KENNEDY AFONSO & ORS. Vs. STATE OF GOA & ORS.
LAWS(BOM)-2017-4-79
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on April 11,2017

Kennedy Afonso And Ors. Appellant
VERSUS
State Of Goa And Ors. Respondents

JUDGEMENT

F.M.REIS,J. - (1.) Heard Mr. S.S. Kantak, learned Senior Counsel appearing for the petitioners, Mr. S.R. Rivonkar, learned Public Prosecutor appearing for the respondent nos. 1 to 7 and Mr. Ryan Da Piedade Menezes, learned counsel appearing for the respondent no.10 in Criminal Writ Petition No. 86 of 2016 and Mr. Ryan Da Piedade Menezes, learned counsel appearing for the petitioners and Mr. S.R. Rivonkar, learned Public Prosecutor appearing for the respondent nos. 1 to 7 in Criminal Writ Petition No. 98 of 2016.
(2.) Both the above Writ Petitions were taken up together at the request of the learned counsel appearing for both the parties as it was pointed out that substantially the grievances of the petitioners are similar.
(3.) Rule. Heard forthwith with the consent of the learned counsel.;


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