BHAVESH @ LALLO CHANDRAKANT PATEL Vs. STATE OF GUJARAT
LAWS(SC)-2020-1-129
SUPREME COURT OF INDIA
Decided on January 07,2020

Bhavesh @ Lallo Chandrakant Patel Appellant
VERSUS
STATE OF GUJARAT Respondents




JUDGEMENT

- (1.)Leave granted.
(2.)By the impugned judgment, the High Court confirmed the order passed by the Judicial Magistrate First Class, Vadodra permitting police remand of the Appellant herein for a period of four days for his interrogation in C.R. NO. III-328 of 2019, registered with Padra Police Station, Vadodara.
(3.)The records reveal that the Sessions Court had granted anticipatory bail to the Appellant on 12.07.2019. One of the terms in the bail order reads as follows:
"7. In case of Investigation Officer requires the remands of Applicant/Accused person for the matter of investigation proceedings, his right entitlement of remand is reserved and on seeking remand related application before Hon'ble Court, same is required to be decided by Hon'ble Court and this Trial Court shall not come under influence of this order. Rights of remand to the both parties are kept reserved."

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