DEVSHIBHAI JIVABHAI KAMLIYA Vs. STATE OF GUJARAT
LAWS(GJH)-2016-7-34
HIGH COURT OF GUJARAT
Decided on July 19,2016

Devshibhai Jivabhai Kamliya Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

- (1.) The present application is filed under Section 439 of the Code of Criminal Procedure by the applicant no.4 for regular bail in connection with an FIR being C.R.No.I -38 of 2016 registered with Sutrapada Police Station, District: Gir -Somnath for the offences under Sections 307, 394 etc. of the Indian Penal Code.
(2.) Learned advocate for the applicant submits that considering the nature and gravity of accusation, the applicant no.4 may be enlarged on regular bail by imposing suitable conditions since the applicant no.4 has been falsely implicated for the alleged offences. It is further submitted that the allegations made in the FIR are of general nature. It is lastly submitted that chargesheet is filed, therefore, now there is no possibility of tampering with the evidence.
(3.) Learned Additional Public Prosecutor appearing on behalf of the respondent -State has opposed grant of regular bail looking to the nature and gravity of the offence.;


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