Anticipatory Bail-Court Grants Bail in view of Gender, Profession and Minor Children of accused

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January 30, 2019

In this recent case, the High Court of Gujarat granted anticipatory bail to the accused considering factors like gender of the accused, profession and dependents on the accused.

Case name: Dr. Varsha Madhukar Wagh vs State Of Gujarat

In the instant case, the applicant prayed for grant of anticipatory bail for offences registered against her under Section 420 of Indian Penal Code and other related offences under the IPC.

The applicant contended that the nature of allegations are such for which custodial interrogation at this stage is not necessary and that she would be available during the course of investigation and will not flee from justice.

The High Court of Gujarat considering the facts of the case, nature of allegations, gravity of offences, role attributed to the accused, without discussing the evidence in detail granted anticipatory bail to the applicant.

The High Court while granting anticipatory bail also considered factors like the applicant is lady, she is Doctor; having two minor children; she has cooperated with the investigating officer.

Thus, the High Court granted anticipatory bail to the applicant on furnishing of a personal bond and adherence to listed conditions.

The entire case can be accessed here.