SURESH Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2020-9-249
HIGH COURT OF BOMBAY
Decided on September 16,2020

SURESH Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

B.U.Debadwar,J. - (1.) The appellant has been sentenced to suffer imprisonment for life and to pay fine of Rs.10,000/-, in default to suffer rigorous imprisonment for 6 months, upon being convicted for committing offences punishable under Sections 394, 365, 342 r/w. Section 34 of the Indian Penal Code.
(2.) The appeal is admitted. The learned APP waives service of notice on behalf of the respondent.
(3.) The learned advocate for the appellant submits that, the application for bail would be pressed after the record and proceedings are received from the trial Court.;


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