Gujarat HC denies bail to Asaram who pleaded easy vulnerability to COVID-19 due to old age

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Facts: It is sought to be submitted by the learned Senior Advocate for the applicant that the applicant is aged about 84 years and is suffering from various ailments. Pressing into service the order passed by the Apex Court, he submitted that considering the age and condition of the applicant, he would be more vulnerable to the COVID-19 pandemic prevailing in the State, and therefore, this is a fit case to grant temporary bail to the applicant as prayed for.

Held : The court held as under:

“Having regard to the submissions made by the learned advocates for the parties and to the documents on record, more particularly the copy of the FIR registered against the applicant – accused, it appears that the applicant – accused is involved in a very serious offences under Sections 376(2)(c), 377, 354, 357, 342, 346, 506(2) and 120(B) of IPC. It also appears that his regular bail applications were not granted by this Court as well as by the Supreme Court. The case of the applicant also does not fall under any of the categories mentioned in the guidelines issued by the High Power Committee constituted pursuant to the order passed by the Supreme Court and the application was dismissed” .