MADHUBHAI MANSANG JADAV Vs. STATE OF GUJARAT
LAWS(GJH)-2016-1-32
HIGH COURT OF GUJARAT
Decided on January 12,2016

Madhubhai Mansang Jadav Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

- (1.) Rule. Ms. Maithili Mehta, learned Additional Public Prosecutor waives service of rule on behalf of the respondent - State. Since the Investigating Officer is present in the Court in case of co -accused of the same complaint, the present application is also taken up for final disposal today itself with the consent of learned advocates appearing for the respective parties.
(2.) By way of the present application under Section 438 of the Code of Criminal Procedure, 1973, the applicant accused has prayed to release him on anticipatory bail in case of his arrest in connection with the FIR registered at C.R. No.I - 79 of 2015 with Tarapur Police Station, District Anand for the offenses punishable under Sections 409, 406, 420, 467, 468, 471, 114 and 120 -B etc. of the Indian Penal Code.
(3.) Learned advocate for the applicant submits that the nature of allegations are such for which custodial interrogation at this stage is not necessary. Besides, the applicant is available during the course of investigation and will not flee from justice. In view of the above, the applicant may be granted anticipatory bail. Learned advocate for the applicant on instructions states that the applicant is ready and willing to abide by all the conditions including imposition of conditions with regard to powers of Investigating Agency to file an application before the competent Court for his remand. He would further submit that upon filing of such application by the Investigating Agency, the right of applicant accused to oppose such application on merits may be kept open.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.