MAUNANG RAMANBHAI PATEL THROUGH PRIYESH RAMANBHAI PATEL Vs. STATE OF GUJARAT
LAWS(GJH)-2021-1-14
HIGH COURT OF GUJARAT
Decided on January 13,2021

Maunang Ramanbhai Patel Through Priyesh Ramanbhai Patel Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

VIPUL M.PANCHOLI,J. - (1.) This application is filed under Section 439 of the Code of Criminal Procedure, 1973 ("the Code" for short), for enlarging the applicant ? accused on regular bail in connection with the FIR being C.R. No.11191020201399 of 2020 registered with Vastrapur Police Station, District Ahmedabad City, for the alleged offences punishable under Sections 498A, 325, 323, 294(b), 506(2), 114 and 354A of the Indian Penal Code. Pursuant to the registration of the FIR, the charge?sheet came to be filed and Sections 307, 365, 384, 342, 199 and 120(B) of the Indian Penal Code came to be added.
(2.) In the FIR, which is filed by the wife of the present applicant, she has mainly alleged that she got married with the present applicant in the year 2011. A girl child, namely, Arya, born out of the said wedlock. It is alleged that one year after the marriage, the applicant started mentally and physically harassing the complainant. It is mainly alleged that on the occasion of the birthday of the daughter of the complainant i.e. on 01.08.2020 at around 11:00 PM, when she along with other relatives started taunting the complainant that she did not bring anything from her parental house and, thereafter, original accused No.4, who is the father of the complainant, gave abuses to the complainant. It is also alleged that because of the instigation done at the behest of original accused No.4, the present applicant started quarreling with the complainant and gave abuses to the mother of the complainant. When the complainant tried to stop the present applicant from speaking abusive language towards her mother, it is alleged that the present applicant has given six to seven slaps on her face and a fist blow was also given on her nose. It is also alleged that the accused persons in connivance with each other thrown the complainant and her mother out of the house and gave threats that if she will file a Police complaint, she will be done to death. Therefore, the FIR is filed.
(3.) Heard learned advocate Mr.Yatin Oza assisted by learned advocate Mr.Prithu Parimal for the applicant and learned Public Prosecutor Mr.Mitesh Amin assisted by learned Additional Public Prosecutor Mr.Ronak Raval for the respondent State.;


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