PRAKASH @ PAKO RAMESHBHAI GORABHAI RATHOD Vs. STATE OF GUJARAT
LAWS(GJH)-2021-2-10
HIGH COURT OF GUJARAT
Decided on February 05,2021

Prakash @ Pako Rameshbhai Gorabhai Rathod Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

A.Y.KOGJE, J. - (1.) RULE. Learned APP Mr.H.K.Patel waives service of Rule on behalf of the respondent State.
(2.) The present application is filed under Section 439 of the Code of Criminal Procedure, 1973, for regular bail in connection with FIR being CR No.11191004200657 of 2020 registered with Amraiwadi Police Station, Ahmedabad for offence under Sections 363, 366 and 376(2)(N) of the Indian Penal Code and Sections 3, 4, 5(1), 6 and 18 of the POCSO Act.
(3.) 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.;


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