MANSURI SAHID AHMED MUNIR AHMED Vs. STATE OF GUJARAT
LAWS(GJH)-2021-1-2
HIGH COURT OF GUJARAT
Decided on January 04,2021

Mansuri Sahid Ahmed Munir Ahmed Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

A.Y.KOGJE, J. - (1.) This application is filed by the applicant under Section 439 of the Code of Criminal Procedure, 1973 for regular bail in connection with FIR registered as C.R. No.I/55 of 2019 with VADNAGAR POLICE STATION, DISTRICT- MEHSANA for the offence punishable under Sections 376(N), 377, 323, 201 and 506(2) of the Indian Penal Code and under Section 4, 6 and 12 of POCSO Act.
(2.) Learned advocate appearing on behalf of the applicant submits that considering the nature of offence, the applicant may be enlarged on regular bail by imposing suitable conditions.
(3.) Learned Advocate, Mr. Pratik Barot appearing for the original complainant draws attention of this Court to the Annexure-E- Affidavit of the original complainant and ratifies the contents that the differences are resolved and the complainant has given consent for grant of bail.;


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