SANTSHRI BABA MAHA HANSAJI MAHARAJ Vs. THE STATE OF MAHARASHTRA & ORS.
LAWS(BOM)-2017-3-47
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on March 02,2017

Santshri Baba Maha Hansaji Maharaj Appellant
VERSUS
THE STATE OF MAHARASHTRA AND ORS. Respondents

JUDGEMENT

S.S.SHINDE,J. - (1.) Rule. Rule made returnable forthwith and heard finally with the consent of the learned counsel appearing for the parties.
(2.) This Criminal Writ Petition is filed with the following prayer :- B. That, by issuing appropriate writ or direction in the like nature, the order passed by Ld. Sub-Divisional Magistrate, Faijpur, Division, Faijpur, Tq. Yawal, Dist. Jalgaon in proceeding bearing outward No.DANDPR/144 (5)/ETPL/2017/2/148/91 dated 18.02.2017 may kindly be quashed and set aside.
(3.) It is the case of the petitioner that, on 9th February, 2017, respondent no.2 - Sub-Divisional Magistrate, Faijpur Division, Faijpur had passed the order invoking powers under Section 144(2) of the Code of Criminal Procedure, whereby the present petitioner is prevented from entering in the revenue jurisdiction of Yawal Taluka, Dist. Jalgaon. On 11th February, 2017, the petitioner filed his say/objection but same has not been considered. It is the case of the petitioner that, on 13th February, 2017, the petitioner filed the proceedings under Section 144(5) of Code of Criminal Procedure, but as the respondents authorities were not taking any decision in the said proceedings, and as the period from 14th February, 2017 to 23rd February, 2017 is lapsing, hence the petitioner filed Criminal Writ Petition No.281/2017 before this Court and this Court disposed of the said Petition on 17th February, 2017 with direction to respondent no.2 to decide the said proceedings initiated by the petitioner. On 18th February, 2017, the proceeding filed by the petitioner under Section 144(5) of Code of Criminal Procedure came to be dismissed. Hence this Criminal Writ Petition.;


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