SHRI. NARENDRA PANDURANG Vs. STATE OF MAHARASHTRA THR. P.S.
LAWS(BOM)-2017-11-132
HIGH COURT OF BOMBAY
Decided on November 17,2017

Shri. Narendra Pandurang Appellant
VERSUS
State Of Maharashtra Thr. P.S. Respondents

JUDGEMENT

M.G.GIRATKAR,J. - (1.) Rule. Rule made returnable forthwith.
(2.) By the present application, the applicants have prayed to quash and set aside criminal case viz. RCC No. 26/2017 (Charge-sheet No. 84/16/ FIR No. 192/16 for the offence punishable under Sections 498-A , 323 , 504 read with Section 34 of the Indian Penal Code) pending before the Judicial Magistrate First Class, Karanja, District Washim.
(3.) It is submitted that the non-applicant no. 2 is the wife of non-applicant no. 3 Devendra Lanjewar who is son of applicant nos. 3 and 4. The non-applicant nos. 2 and 3 performed love marriage on 10-6-2005 at Akola. The applicants had not attended the said marriage nor said non-applicant nos. 2 and 3 came to the house of applicants. The non-applicant no. 3 started residing at Badnera with his wife non- applicant no. 2. They never visited to the house of the applicants. During the said period of 12 years, non-applicant nos. 2 and 3 have two children viz. Master Sarthak, aged 8 years and Ku. Nandini, aged about 11 years.;


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