TAHIR VASANALI ISANI AND OTHER Vs. STATE OF GOA
LAWS(BOM)-2017-4-254
HIGH COURT OF BOMBAY
Decided on April 20,2017

Tahir Vasanali Isani And Other Appellant
VERSUS
STATE OF GOA Respondents

JUDGEMENT

Nutan D. Sardessai, J. - (1.) Heard Shri J. Godinho, learned Advocate for the petitioners, Shri P. Faldessai, learned Additional Public Prosecutor for the respondent No. 1/State and Shri P. Karpe, learned Advocate for the respondents No. 2.
(2.) Rule.
(3.) Heard forthwith with the consent of the learned Advocates appearing for the respective parties. Shri P. Faldessai, learned Additional Public Prosecutor waives service on behalf of the respondent No. 1/State. Shri P. Karpe, learned Advocate waives service on behalf of the respondents No. 2.;


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