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Gujarat High Court
========================================================== vs State Of Gujarat & on 29 May, 2015
        R/CR.MA/10508/2015                                        ORDER




         IN THE HIGH COURT OF GUJARAT AT AHMEDABAD

  CRIMINAL MISC.APPLICATION (FOR EXTENSION OF TEMPORARY
                             BAIL) NO. 10508 of 2015

          In CRIMINAL MISC.APPLICATION NO. 9647 of 2015
                   In CRIMINAL APPEAL NO. 489 of 2014

==========================================================
         VIJAYBHAI @ KANUDA TEJABHAI DEGDA....Applicant(s)
                             Versus
               STATE OF GUJARAT & 1....Respondent(s)
==========================================================
Appearance:
MR BH SOLANKI, ADVOCATE for the Applicant(s) No. 1
MR. H K PATEL, APP for the Respondent(s) No. 1
==========================================================

        CORAM: HONOURABLE MR.JUSTICE VIPUL M. PANCHOLI

                                Date : 29/05/2015


                                 ORAL ORDER

Rule. Learned APP waives service of notice of Rule for and on behalf of the respondent-State.

This application is filed for extension of temporary bail which was granted by a co-ordinate Bench of this Court by an order dated 19.05.2015. He was released on temporary bail for a period of 01 week.

However, from the record it appears that the same applicant has moved the application through jail before this Court for grant of temporary bail. This Court by order dated 28.05.2015 after considering the Page 1 of 2 R/CR.MA/10508/2015 ORDER averments made in the said application and the documents annexed with the same, granted the said application by which this applicant is ordered to be released on temporary bail for a period of 1 week. The fact that the applicant was already released on temporary bail vide order dated 19.05.2015 was not brought on record because the said application was filed through jail. However, when this Court has exercised discretion and granted temporary bail to the said applicant for a period of 1 week this application is required to be partly allowed. Accordingly, it is partly allowed. The temporary bail granted earlier by a co-ordinate Bench of this Court is extended for a further period of 01 week from the date of expiry of temporary bail granted by earlier order on the same terms and conditions. The convict shall surrender to the jail authorities on expiry of temporary bail period.

Rule is made absolute to the aforesaid extent. Direct service is permitted.

(VIPUL M. PANCHOLI, J.) Bimal Page 2 of 2