GAJENDRASINGH S/O SUNDARSINGH SHAHU Vs. THE STATE OF MAHARASHTRA
LAWS(BOM)-2017-11-47
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on November 01,2017

Gajendrasingh S/O Sundarsingh Shahu Appellant
VERSUS
THE STATE OF MAHARASHTRA Respondents

JUDGEMENT

A.M.DHAVALE,J. - (1.) This is petition under Article 226 of the Constitution. The petitioner, vide prayer clause (A) seeks quashing of charge-sheet No.103 of 2010 submitted before the learned Chief Judicial Magistrate, Nanded in respect of F.I.R. No.128/2010 dated 3.6.2010, registered at Vajirabad Police Station, Nanded and directions for re-investigation in the matter.
(2.) Vide prayer clause (B), petitioner seeks directions to respondents no.1 and 2 to initiate enquiry against respondent no.3 for manipulation of the record in the investigation of above referred case.
(3.) The facts relevant for deciding the present petition may be stated as follows :;


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