JITENDRA GEHLOT Vs. STATE OF MADHYA PRADESH
LAWS(MPH)-2018-4-428
HIGH COURT OF MADHYA PRADESH
Decided on April 26,2018

Jitendra Gehlot Appellant
VERSUS
STATE OF MADHYA PRADESH Respondents

JUDGEMENT

Virender Singh, J. - (1.) This bail application under section 439 of CrPC is in connection with crime number 226 of 2017 U/s 420, 419, 467, 468, 471, 507, 120-B/34 of IPC registered at Police Station Agar, District Agar (M.P.).
(2.) As per information given by the accused/applicant, this is the first bail application in connection with the present crime number. No other bail application is either filed or pending before or decided by any coordinate bench of this court or by Hon'ble the Apex court in the same crime number.
(3.) It is submitted by the learned counsel for the applicant that the applicant is innocent and has falsely been implicated in the present case. There is no evidence against him. Conclude of trial is likely to take time. The applicant is permanent resident of District Ahmedabad, Gujarat. There is no possibility of his absconding. He is ready to furnish adequate security.;


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