MINAL SATISH JADHAV Vs. MADHUKAR DATTATRAY JADHAV AND ORS.
LAWS(BOM)-2020-1-313
HIGH COURT OF BOMBAY
Decided on January 07,2020

Minal Satish Jadhav Appellant
VERSUS
Madhukar Dattatray Jadhav And Ors. Respondents

JUDGEMENT

A.M.Badar, J. - (1.) Heard.
(2.) Rule. Rule returnable forthwith.
(3.) By these application, the applicant/original complainant is challenging the Order dated 08/01/2019 passed by the learned Judicial Magistrate First Class, Nashik thereby rejecting her complaint for the offence punishable under Section Negotiable Instruments Act, 1881 for want of prosecution.;


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