RAJENDRA KARBHARI KALE Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2017-1-130
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on January 23,2017

Rajendra Karbhari Kale Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

S.S.SHINDE, J. - (1.) Rule. Rule made returnable forthwith. With consent of learned counsel appearing for the parties, heard finally.
(2.) It is the case of the petitioner that the show cause notice was issued to the petitioner on 14-01-2016 by respondent No. 3 taking recourse of the provisions of section 56(1)(a)(b) of the Maharashtra Police Act, 1951 (for short "Act of 1951"). The petitioner has filed reply to said notice. Respondent No. 3 by his judgment and order dated 30-03-2016 externed the petitioner from Ahmednagar District and also area/limits of adjoining districts to Ahmednagar district.
(3.) Being aggrieved by order passed by respondent No. 3 the petitioner filed appeal bearing Externment Appeal No. 48 of 2016 before respondent No. 4 - appellate authority. The appellate authority vide judgment and order dated 29-11-2016 confirmed the order judgment and order dated 30-03-2016 passed by respondent No. 3. Hence, this writ petition.;


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