STATE OF GUJARAT Vs. PRAVIN @ PUNJABHAI NANUBHARTHIGOSWAMI
LAWS(GJH)-2016-2-316
HIGH COURT OF GUJARAT
Decided on February 08,2016

STATE OF GUJARAT Appellant
VERSUS
Pravin @ Punjabhai Nanubharthigoswami Respondents

JUDGEMENT

- (1.) Heard learned Additional Public Prosecutor Ms. C.M. Shah for the appellant State.
(2.) Pursuant to the order of this Court dated 19.01.2016 for issuance of fresh BAILABLE WARRANT qua the accused, the respondent accused is produced before this Court today.
(3.) By way of this Appeal, the Appellant State has felt aggrieved by the judgment and order of conviction and sentence dated 29.06.2004 passed by the learned Additional Sessions Judge, Amreli, in Sessions Case No.9/2004 whereby the accused herein was sentenced to undergo under Section 307 of the Indian Penal Code, three years of rigorous imprisonment and a fine of Rs.800/=, and in default simple imprisonment for a period of two months. The respondent accused was acquitted of the offences punishable under Section 504 of the Indian Penal Code.;


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