JAYANTILAL PARSHOTTAMBHAI HIRANI & 1. Vs. STATE OF GUJARAT
LAWS(GJH)-2016-12-157
HIGH COURT OF GUJARAT
Decided on December 08,2016

Jayantilal Parshottambhai Hirani And 1. Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

A.J.DESAI - (1.) Heard Mr.P.P.Majmudar, learned advocate for the applicant and Ms.Shah, learned Additional Public Prosecutor for the respondent-State.
(2.) By way of the present application under Section 438 of the Code of Criminal Procedure, 1973, the applicants - original accused have prayed to release them on anticipatory bail in case of their arrest in connection with the FIR being C.R.No.I-119 of 2016 registered with Mahila Police Station, Rajkot City, for the offences punishable under Sections 306, 498(A), 114, etc. of the Indian Penal Code.
(3.) Mr.Majmudar, learned advocate for the applicants submits that the nature of allegations are such for which custodial interrogation at this stage is not necessary. Besides, the applicants are available during the course of investigation and will not flee from justice. In view of the above, the applicants may be granted anticipatory bail. Learned advocate for the applicants on instructions states that the applicants are 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 their remand. He would further submit that upon filing of such application by the Investigating Agency, the right of applicants-accused to oppose such application on merits may be kept open. ;


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