IMRAN IBRAHIM KAZI Vs. STATE OF GUJARAT
LAWS(GJH)-2021-1-16
HIGH COURT OF GUJARAT
Decided on January 13,2021

Imran Ibrahim Kazi Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

ILESH J.VORA,J. - (1.) Heard Mr. Hardik Dave, learned counsel for the applicant and Ms. Krina Calla, learned APP for the respondent - State through Video Conferencing.
(2.) By this application filed under Section 439 of the Code of Criminal Procedure, 1973, the Applicant is seeking his release on regular bail in a crime, where he is charged in connection with the FIR being C.R.No.11210062200016 of 2020 registered at Cyber Crime Police Station, Dist. Surat, for the offence punishable under Sections 420 and 120(b) of the IPC and Section 66-C and 66-D of the IT Act.
(3.) The facts in brief are that, the bank account of construction company was hacked by some unknown suspects during the time between 26.07.2020 to 27.07.2020 and accordingly, Rs.1,71,83,013/- have been illegally transferred into the various bank accounts of several unknown persons, as a result, the above referred FIR came to be filed. During the course of investigation, names of 3 Nigerian persons cropped up and as a modus operandie, the present applicant Imran Kazi and others have transferred Rs.18,20,000/- in the different accounts on the basis of 1 % commission and the same was withdrawn and payment has been made to the main hackers.;


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