JAMUNABAI SHALIKRAM ZADE Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2016-2-237
HIGH COURT OF BOMBAY
Decided on February 23,2016

Jamunabai Shalikram Zade Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

Z.A.HAQ,J. - (1.) Heard learned advocates for the respective parties.
(2.) RULE. Rule made returnable forthwith.
(3.) The applicant has challenged the order passed by the Sessions Court rejecting the application field by her under Section 227 of the Code of Criminal Procedure.;


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