GAUTAM N PEDNEKAR Vs. STATE OF GOA, THROUGH POLICE INSPECTOR, MAPUSA POLICE STATION, MAPUSA, GOA
LAWS(BOM)-2017-7-294
HIGH COURT OF BOMBAY
Decided on July 03,2017

Gautam N Pednekar Appellant
VERSUS
State Of Goa, Through Police Inspector, Mapusa Police Station, Mapusa, Goa Respondents

JUDGEMENT

C.V. Bhadang, J. - (1.) Rule made returnable forthwith. Shri M. Amonkar, the learned Additional Public Prosecutor for the respondent waives service. Heard finally be consent of parties.
(2.) The petitioner is challenging the order dated 18/8/2016 passed by the learned Judicial Magistrate First Class at Mapusa in Criminal Misc. Appln. No.266/Cond/2016/F by which, the learned Magistrate has "condoned the delay" in filing the charge sheet against the petitioner.
(3.) The brief facts are that on the basis of a complaint dated 13/6/2016 lodged by one Felix Fernandes, Head Constable B. No.4193 of C.I.D, Security, Panaji, an offence under sections 504 and 354 of I.P.C. came to be registered against the petitioner with Police Station Mapusa.;


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