LOKENDRASINH CHANDANSINH SAKTAVAT Vs. STATE OF GUJARAT
LAWS(GJH)-2021-1-37
HIGH COURT OF GUJARAT
Decided on January 05,2021

Lokendrasinh Chandansinh Saktavat Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

A.P.Thaker,J. - (1.) Heard Mr.Chan, learned advocate for the applicant and Ms.Moxa Thakkar, learned Additional Public Prosecutor for the respondent - State through Video Conferencing.
(2.) The present application is filed under Section 439 of the Code of Criminal Procedure in connection with an FIR being I-C.R.No.11216007200023 of 2020 registered with Sector-21 Police Station, Gandhinagar for the offences punishable under Sections 406, 420, 120 (B) and 114 of the Indian Penal Code.
(3.) Mr.Chan, learned advocate appearing for the applicant submits that the petitioner is not the main accused and there is no allegation of hatching conspiracy against the applicant. He further submitted that the petitioner is arrested by way of transfer warrant and in similar offence, he has been released by Chief Judicial Masitrate Court, Lahul and Spiti at Kullu. He further submitted that investigation is over and charge sheet is filed. He has also submitted that the petitioner will abide by all the conditions that may be imposed by this Court. He further submits that considering the nature of evidence, role attributed to the applicant and punishment prescribed, this application for bail may kindly be considered and the petitioner may be released on bail on conditions as may be deemed proper.;


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