PARAGHI MITABEN DHARAMSHI (JOGI) Vs. STATE OF GUJARAT
LAWS(GJH)-2016-3-91
HIGH COURT OF GUJARAT
Decided on March 17,2016

Paraghi Mitaben Dharamshi (Jogi) Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

- (1.) By way of the present application under Section 438 of the Code of Criminal Procedure, 1973, the applicant has prayed to release him on anticipatory bail in the event of his arrest in connection with the FIR registered at C.R. No. I­ 27 of 2016 with Bhuj City 'B' Division Police Station for the offences punishable under Sections 170, 387, 388, 323, 504, 506 (2) and 114 of the Indian Penal Code.
(2.) Learned advocate for the applicant submits that considering the nature of offence, the applicant may be enlarged on anticipatory bail by imposing suitable conditions. 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.
(3.) Learned Additional Public Prosecutor opposes the grant of anticipatory bail looking to the nature and gravity of offences.;


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