AKHILESH CHOUHAN Vs. STATE OF MADHYA PRADESH
LAWS(MPH)-2021-5-4
HIGH COURT OF MADHYA PRADESH (AT: JABALPUR)
Decided on May 05,2021

Akhilesh Chouhan Appellant
VERSUS
STATE OF MADHYA PRADESH Respondents

JUDGEMENT

RAJENDRA KUMAR SRIVASTAVA, J. - (1.) This is second bail application filed by the applicant under Section 439 of the Code of Criminal Procedure. The first bail application was dismissed vide order dated 13.01.2021.
(2.) The applicant is in custody since 18.11.2020, in connection with Crime No. 553/2020, registered at Police Station-Kohefiza, District-Bhopal (M.P.) for the offence punishable under Sections 353, 332, 341, 147, 149 and 186 of IPC.
(3.) Prosecution case, in short, is that on 14.08.2020, victim-Jagdish Parmar, who is police Head Constable, was on duty for maintaining the peace. Some people brought the injured at Hamidiya Hospital, Bhopal and the persons, who came along with injured formed an unlawful assembly and started shouting and raising a slogan against the Government. Other co- accused instigated the applicant and other persons to assault on the police by means of stone. Resultantly, applicant and other accused persons picked up pieces of stone and threw on police, Head constable Jagdish Parmar received head injury and other injuries on other parts of body. Thereafter, he lodged a report at police station Kohefiza, Bhopal.;


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