KIRTI @ JOGENDRA Vs. STATE OF RAJASTHAN
LAWS(RAJ)-2019-6-29
HIGH COURT OF RAJASTHAN (AT: JAIPUR)
Decided on June 10,2019

Kirti @ Jogendra Appellant
VERSUS
STATE OF RAJASTHAN Respondents

JUDGEMENT

NARENDRA SINGH DHADDHA, J. - (1.) The present bail application has been filed under Section 438 Cr.P.C. in connection with FIR No.258/2016 registered at Police Station Kathumar, District Alwar for the offence(s) under Sections 147 , 148 , 149 , 323 , 341 , 326 , 307 , IPC and Section 5 / 27 of the Arms Act.
(2.) Counsel for the petitioner submits that the petitioner has been falsely implicated in this matter and it is a case of version and cross version. Learned counsel for the petitioner submits that co-accused Rajendra and Om Prakash have already been granted the benefit of anticipatory by the learned trial court on 6.4.2018 and co-accused Satyendra has also been granted the benefit of anticipatory bail by a co-ordinate Bench of this court on 5.4.2019. the case of the present petitioner is similar to them. So, the petitioner may be given the same benefit.
(3.) Learned Public Prosecutor as well as learned counsel for the complainant opposed the anticipatory bail application.;


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