TULSHIRAM Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2020-11-127
HIGH COURT OF BOMBAY
Decided on November 04,2020

TULSHIRAM Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

- (1.) Heard both sides.
(2.) Since arguable points are made, the appeal is admitted.
(3.) By consent the appeal is taken up for final disposal.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.