BUDHABHAI ARJUNBHAI BHARWAD Vs. STATE OF GUJARAT
LAWS(GJH)-2021-1-50
HIGH COURT OF GUJARAT
Decided on January 25,2021

Budhabhai Arjunbhai Bharwad Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

A.Y.KOGJE, J. - (1.) The present application is filed under Section 439 of the Code of Criminal Procedure, 1973, for regular bail in connection with FIR being I-CR No.70 of 2019 registered with Sachin Police Station, Surat for offence under Sections 302, 323, 504, 384, 143, 147, 148, 149 and 201 of the Indian Penal Code and Section 135(1) of the Gujarat Police Act.
(2.) Learned Advocate appearing on behalf of the applicant submits that considering the nature of the offence, the applicant may be enlarged on regular bail by imposing suitable conditions.
(3.) Learned APP appearing on behalf of the respondent- State has opposed grant of regular bail looking to the nature and gravity of the offence.;


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