CHANDRAKANTBHAI MADHUBHAI VASAVA Vs. STATE OF GUJARAT
LAWS(GJH)-2021-1-29
HIGH COURT OF GUJARAT
Decided on January 05,2021

Chandrakantbhai Madhubhai Vasava Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

A.Y.Kogje,J. - (1.) RULE . Learned APP waives service of Rule on behalf of the respondent State.
(2.) The present application is filed under Section 439 of the Code of Criminal Procedure, 1973, for regular bail in connection with FIR being CR No.I-13 of 2019 registered with Mangrole Police Station, Surat Rural for offence under Sections 323, 324, 325, 506(2), 504, 114 and 302 of the Indian Penal Code and Section 135 of the Gujarat Police Act.
(3.) Learned Advocate appearing on behalf of the applicant submits that considering the nature of the offence, the applicant may be enlarged on regular bail by imposing suitable conditions.;


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