CHARANDAS S/O HARI CHAVHAN Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2017-4-229
HIGH COURT OF BOMBAY
Decided on April 24,2017

Charandas S/O Hari Chavhan Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

S.S.Shinde, J. - (1.) Heard.
(2.) Rule. Rule made returnable forthwith, and heard finally with the consent of the parties.
(3.) It is the case of the applicants that the marriage between applicant no.1 and respondent no.2 was solemnized on 11th May, 2003. Applicant no.2 is the father of applicant no.1. Applicant nos.3 to 5 are the brothers of applicant no.1. Applicant no.6 is the wife of applicant no.4, and applicant no.7 is the wife of applicant no.3. Applicant nos.3 and 7 are residing separately in the village Valthan. Applicant nos.4 and 6 are residing separately in the same village. Even applicant nos.2 and 5 are also residing in the house of applicant no.3.;


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