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Gujarat High Court
Yunusbhai vs State on 20 December, 2010
Author: Z.K.Saiyed,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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CR.MA/15149/2010	 2/ 2	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

CRIMINAL
MISC.APPLICATION No. 15149 of 2010
 

In


 

CRIMINAL
APPEAL No. 2095 of 2010
 

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

 

YUNUSBHAI
@ DHINGLI S/O KARIMBHAI DADUBHAI KURESHI - Applicant(s)
 

Versus
 

STATE
OF GUJARAT - Respondent(s)
 

=========================================================
 
Appearance
: 
MR
DIPEN K DAVE for
Applicant(s) : 1,MR LAXMANSINH M ZALA for Applicant(s) : 1, 
MR.
H.L. JANI, LD. ADDL. PUBLIC PROSECUTOR for Respondent(s) :
1, 
=========================================================


 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE Z.K.SAIYED
		
	

 

 
 


 

Date
: 20/12/2010 

 

 
 
ORAL
ORDER

1). Rule.

Learned APP Mr. H.L. Jani waives service of notice of Rule.

2). Present
applicant-original accused of Sessions Case No.10 of 2010 was
convicted by the Learned Sessions Judge, Surendranagar in connection
with the offence punishable U/s.304 part II of Indian Penal Code has
filed this application for bail.

3). Heard
Learned counsel Mr. L.M. Zala for applicant and Learned APP Mr. H.L.
Jani for respondent-State.

4). I
have perused papers. On perusal of the papers, it appears from the
medical evidence that due to the fatal injury received by the
deceased, he died. From the evidence on record, it appears that,
prima-facie, case is made out against the present applicant-accused.
From the perusal of the evidence on record, I do not find any
substance in the application. It is also established that present
applicant is a history-sheeter and assailant.

5). In
view of the above observations, bail application deserves to be
dismissed and is accordingly dismissed. Rule is discharged.

(Z.K.SAIYED,J.)

Vahid

   

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