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

 
 
    	      
         
	    
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CR.MA/15521/2011	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

CRIMINAL
MISC.APPLICATION No. 15521 of 2011
 

In


 

CRIMINAL
APPEAL No. 2740 of 2008
 

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


 

IBRAHIM
KASAM GANDHAR 

 

Versus
 

THE
STATE OF GUJARAT AND ANOTHER
 

====================================== 
Appearance
: 
THROUGH JAIL for Applicant. 
MR
KP RAVAL, APP for Respondent No.1. 
None for Respondent
No.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 45 days for engagement of
his daughter. He has been recently released on the same ground for
20 days in June-July 2011 and, thereafter, he has been released on
furlough leave for 14 days in September 2011. Therefore, the
application does not appear to be bona fide,
and hence, rejected.

(D.H.Waghela,
J.)

(J.C.Upadhyaya,
J.)

*malek

   

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