VIVEKANAND BABRUVAN JADHAV Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2020-11-302
HIGH COURT OF BOMBAY
Decided on November 25,2020

Vivekanand Babruvan Jadhav Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

- (1.) Learned counsel appearing for the Petitioners prays for leave to amend. Leave granted. Amendment to be carried out during the course of the day.
(2.) Rule. Rule made returnable forthwith. With the consent of learned counsel appearing for the parties the petition is taken up for final disposal. Learned counsel appearing for Petitioners and Respondent No. 2 jointly submits that the Petitioners and Respondent No. 2 have amicably arrived at the settlement and decided to stay together. Learned counsel for the Petitioners and Respondent No. 2 invites our attention to the affidavit filed by Respondent No. 2.
(3.) Respondent No. 2 is present, we have interacted with her through video conferencing and we are satisfied that it is her voluntary act to pray for quashing of the impugned FIR. During our interaction with Respondent No. 2, she stated that, out of heavy pressure of work in the hospitals, since the Petitioner No. 1 and Respondent No. 2 are medical professionals, there was some misunderstanding and the FIR came to be lodged and even the domestic violence case was also filed. It is stated that to treat the patients affected due to spread of virus Covid-19, the Petitioner No. 1 and Respondent No. 2 were asked to discharge duties by putting extra hours which exceeded for more than 18 hours per day. Due to some work pressure there was some misunderstanding between the Petitioners and Respondent No. 2, which led to filing of FIR against the Petitioners. However, the Petitioners and Respondent No. 2 have amicably settled the dispute and are living together and leading peaceful family life from the month of September 2020. It is stated by Respondent No. 2 that it is her voluntary act without any coercion to enter into amicable settlement and to pray for quashing of the FIR.;


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