HAMANT YASHWANT DHAGE Vs. STATE OF MAHARASHTRA AND OTHERS
LAWS(SC)-2016-2-27
SUPREME COURT OF INDIA (FROM: BOMBAY)
Decided on February 10,2016

Hamant Yashwant Dhage Appellant
VERSUS
State of Maharashtra and Others Respondents

JUDGEMENT

- (1.) We have heard learned counsel for the parties at some length.
(2.) Leave granted.
(3.) Though the matter has remained pending for long, fortunately the core issue involved for our consideration is a very simple one.;


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