SURYAKANT S/O. VITTHALRAO SHELKE Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2020-10-320
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on October 15,2020

Suryakant S/O. Vitthalrao Shelke Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

T.V.NALAWADE, J. - (1.) Rule. Rule made returnable forthwith. By consent heard both the sides for fnal disposal.
(2.) Present proceeding is fled for relief of quashing of F.I.R. in C.R. No. 20/2019 registered with Latur Rural Police Station for the offences punishable under sections 3(1)(14) and 3(1)(15) of the Scheduled Castes and Scheduled Tribes (Prevention of Atrocities) Act, 1989 and section 354, 294 r/w. 34 of Indian Penal Code. Relief is claimed of quashing of Special Case (Atrocity) No. 17/2019 fled in aforesaid crime and which is pending before the learned Additional Sessions Judge, Latur.
(3.) The crime was registered on the basis of report given by present respondent No. 2 Smt. Muktabai. At the relevant time, she was living at Prakash Nagar, Latur. The native place of her husband is Mamdapur, Tahsil and District Latur. She was living separate from her husband from about 10 years prior to the date of incident. She has one son by name Pravin aged about 23 years, one daughter Mohini aged about 21 years and other son Pramod aged about 19 years. Mohini and Pramod are living with this lady, but Pravin, the eldest issue is not living with her.;


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