BHAVESH KARAMSHIBHAI SAVANI Vs. STATE OF GUJARAT
LAWS(GJH)-2021-1-57
HIGH COURT OF GUJARAT
Decided on January 29,2021

Bhavesh Karamshibhai Savani Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

ASHOK KUMAR JOSHI, J. - (1.) Heard learned Advocate Mr. B.M.Mangukiya for the Applicant, Learned Advocate Ms. Maithili Mehta for the Respondent - State of Gujarat and learned Advocate Mr. Bhadrish S. Raju appearing on behalf of the original complainant, through video conference.
(2.) The Applicant - Bhavesh Karamshibhai Savani has filed this Application under Section 439 of the Code of Criminal Procedure, 1973 for grant of bail in connection with the FIR No. 11214032201643 of 2020 registered at Mandvi Police Station, District Surat for the offence punishable under Sections 306, 506(2) and 114 of the Indian Penal Code.
(3.) Learned Advocate Mr. Mangukiya has requested this Court that so far as granting regular bail to the Applicant is concerned, let the matter be heard at length on some other date. He however prayed for grant of interim bail to the Applicant for two days i.e. on 31.1.2021 (Sunday) and 1.2.2021 (Monday) just to attend the marriage ceremony of his niece (bhanej) on 1.2.2021, wherein the Applicant has to perform mameru and therefore his presence is required since there are no other family members in the family who can perform such social commitment.;


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