BHARAT BHUSHAN S/O VIPIN CHOUGULEY Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2017-11-263
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on November 09,2017

Prashant S/O. Ashok Satralkar Appellant
VERSUS
State Of Maharashtra Thr. ... Respondents

JUDGEMENT

PRASANNA B.VARALE,J. - (1.) Heard Shri R.B. Chouguley and Shri R.R.Chouguley, learned counsel for the applicants, Smt. S.S. Jachak, the learned Additional Public Prosecutor for non-applicant nos.1 and 2 and non- applicant nos.1 to 4, in respectiv applications and Shri U.B. Dable, learned counsel for non-applicant/complainant-Smt. Rachana Singh.
(2.) ADMIT.
(3.) Both these applications seek quashment of the First Information Report No. 270/2016, dated 26.09.2016, lodged at Police Station, Sadar, Nagpur for the offences punishable under Sections 354(a)(4) , 295(a) of the Indian Penal Code and under Sections 66A and 67 of the Information Technology Act, 2000.;


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