UMARMIYA @ MAMMUMIYA S/O ISMAILMIYA @ PANJUMIYA BUKHARI Vs. STATE OF GUJARAT & OTHER
LAWS(GJH)-2016-4-292
HIGH COURT OF GUJARAT
Decided on April 05,2016

Umarmiya @ Mammumiya S/O Ismailmiya @ Panjumiya Bukhari Appellant
VERSUS
State Of Gujarat And Other Respondents

JUDGEMENT

- (1.) By This Writ Application Under Article 226 Of The Constitution Of India, the petitioner original accused seeks to challenge the legality and validity of the order dated 2nd November, 2012 passed by the State Government in exercise of the power conferred of Subsection (1) of Section 268 of the Code of Criminal Procedure, 1973.
(2.) Mr. Tirmizi, The learned advocate appearing for the petitioner submitted that the exercise of power under Section 268 of the Code by the State Government is without any adequate material and recording of any subjective satisfaction. He submitted that in most of the cases, the petitioner has been acquitted.
(3.) Mr. Tirmizi Submitted That The Impugned Order Is A NonSpeaking order, and therefore, deserves to be quashed.;


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