STATE OF GUJARAT Vs. LALJI POPAT
LAWS(GJH)-1988-4-1
HIGH COURT OF GUJARAT
Decided on April 02,1988

STATE OF GUJARAT Appellant
VERSUS
LALJI POPAT Respondents





Cited Judgements :-

ILABEN WD O DIPAKKUMAR DHANRAJ SHAH VS. STATE OF GUJARAT [LAWS(GJH)-1992-10-6] [REFERRED TO]
NIRMALKUMAR TULSIRAM RAKHECHA VS. STATE OF GUJARAT [LAWS(GJH)-2011-5-112] [REFERRED TO]
BHAVNABEN VS. STATE OF GUJARAT [LAWS(GJH)-2011-5-47] [REFERRED TO]
STATE OF GUJARAT VS. RAKESHBHAI NARANBHAI MALI [LAWS(GJH)-2011-8-64] [REFERRED TO]
N SOMASHEKAR VS. STATE OF KARNATAKA [LAWS(KAR)-1991-11-36] [REFERRED TO]
MAN SINGH VS. GANGA SINGH [LAWS(RAJ)-1989-8-4] [REFERRED TO]
U N PAI VS. STATE OF GUJARAT [LAWS(GJH)-2000-12-26] [RELIED ON]
PRATAPSINH VIRAJI CHUDASMA VS. STATE OF GUJARAT [LAWS(GJH)-2001-4-11] [REFERRED TO]
VIHABHAI SARTANBHAI DESAI VS. STATE OF GUJARAT [LAWS(GJH)-2003-4-33] [REFERRED]
KHERALU NAGRIK SAHKARI BANK LTD VS. STATE OF GUJARAT [LAWS(GJH)-2006-4-31] [REFERRED TO]
STATE OF GUJARAT VS. KISHORBHAI RATILAL CHALIYAWALA [LAWS(GJH)-2007-9-41] [REFERRED TO]
AMITBHAI ANILCHANDRA SHAH VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(GJH)-2010-10-274] [REFERRED TO]
RAJUBHAI PITHABHAI VALA VS. STATE OF GUJARAT [LAWS(GJH)-2011-6-102] [REFERRED TO]
STATE OF GUJARAT VS. PRITESH @ MUNNO VASUDEV BRAHMBHATT [LAWS(GJH)-2007-3-167] [REFERRED TO]
MANSUKHBHAI KANJIBHAI SHAH VS. STATE OF GUJARAT [LAWS(GJH)-2018-2-188] [REFERRED TO]
DHARMENDRA SHIVNARAYAN GUPTA VS. STATE OF GUJARAT [LAWS(GJH)-2017-12-309] [REFERRED TO]


JUDGEMENT

M.B.SHAH - (1.)This group of applications are filed for cancellation of bail granted by Mr. I.H. Parikk Additional Sessions Judge Junagadh.
(2.)I has been pointed out in this group of applications that Mr. Shah Additional Sessions Judge has either ignored the order passed by his colleague i.e. another Additional Sessions Judge rejecting the bail application by giving some irrelevant reasons. In one case he has ignored the order passed by this High Court rejecting the bail application. He has narrated the criteria laid down by this Court as well as by the Honble Supreme Court but he has not applied the same to the facts of the case or ignored the facts of the case.
(3.)The particulars of the cases decided by this judgment wherein all the accused are involved in offences punishable under Sec. 302 and/or other sections and who are released on bail by Mr. I. H. Shah Additional Sessions Judge Junagadh are tabularized as under: JUDGEMENT_1073_GLR2_1988.htm
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