SUVARNAMALA W/O. BHAGWAN CHAVAN Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2017-7-36
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on July 05,2017

Suvarnamala W/O. Bhagwan Chavan Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

K.L.WADANE, J. - (1.) Heard Mr. Deshmukh, learned counsel for the applicant and Mr. Lokhande , learned APP for the State.
(2.) Crime No. 224/2016 came to be registered with Bhagyanagar Police Station, Nanded against the present applicants and another accused Shivkumar Raut, real brother of applicant No.1, for the offences punishable under sections 406, 420 read with section 34 of the Indian Penal Code.
(3.) On 29.11.2016, both the applicants were arrested and produced before the Judicial Magistrate, First class at 4.40 p.m. for the first police custody remand. On 3rd December, 2016, both the applicants were taken in M.C.R. The concerned Investigating Officer thereafter added section 3 and;


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