BANDU Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2020-10-100
HIGH COURT OF BOMBAY
Decided on October 22,2020

BANDU Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

- (1.) Heard learned Advocate Shri NV Gavare for applicant and learned APP Mrs.RP Gour, for Respondent-State.
(2.) In this Criminal Application, the applicant prays for suspension of substantive sentence and releasing him on bail during pendency and final hearing of the Criminal Appeal.
(3.) The applicant is the original accused in Special Case No.41 of 2019, who has been convicted by learned Judge, Special Court (POCSO Act) Shrigonda, District Ahmednagar, vide judgment and order dated 9th December, 2019. The applicant has been convicted, thus, - a) For the offence Under Section 363 of IPC, and sentenced to suffer R.I. for three years and to pay fine of Rs.5000, in default, R.I. for one month. b) For the offence under Section 8 of POCSO Act, and sentenced to suffer R.I. for three years and to pay fine of Rs. 5,000/-, in default, R.I. for one month. . All the substantive sentences are order to run concurrently and entire fine amount, if recovered, is ordered to be paid to the victim girl. ;


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