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Gujarat High Court
Naresh vs State on 16 November, 2011
Author: D.H.Waghela, Honourable J.C.Upadhyaya,
  
 Gujarat High Court Case Information System 
    
  
    

 
 
    	      
         
	    
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CR.MA/14794/2011	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

CRIMINAL
MISC.APPLICATION No. 14794 of 2011
 

In


 

CRIMINAL
APPEAL No. 818 of 2007
 

 
 
=========================================================

 

NARESH
SOMA PARMAR - Applicant(s)
 

Versus
 

STATE
OF GUJARAT & 1 - Respondent(s)
 

=========================================================
 
Appearance
: 
THROUGH
JAIL for
Applicant(s) : 1, 
MR KP RAVAL, ADDL.PUBLIC PROSECUTOR for
Respondent(s) : 1, 
None for Respondent(s) :
2, 
=========================================================


 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE D.H.WAGHELA
		
	
	 
		 
		 
			 

and
		
	
	 
		 
		 
			 

HONOURABLE
			MR.JUSTICE J.C.UPADHYAYA
		
	

 

Date
: 16/11/2011 

 

ORAL
ORDER

(Per
: HONOURABLE MR.JUSTICE D.H.WAGHELA)

The petitioner has
sought temporary bail for 30 days for helping his family and for
treatment of his sister. He has absconded for 606 days when he was
released on furlough leave. His brother is also stated to be
co-convict and already on bail. Under the circumstances, the
application is rejected.

(D.H.WAGHELA,
J.)

(J.C.UPADHYAYA,
J.)

(binoy)

   

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