"X" (SINCE MINOR THROUGH HER MOTHER) Vs. THE UNION OF INDIA & OTHERS.
LAWS(BOM)-2017-12-9
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on December 12,2017

"X" (Since Minor Through Her Mother) Appellant
VERSUS
The Union Of India And Others. Respondents

JUDGEMENT

Vibha Kankanwadi, J. - (1.) Rule. Rule made returnable forthwith.
(2.) Heard finally with the consent of learned counsels for the respective parties.
(3.) The guardian of an unfortunate deaf-dumb-mentally challenged victim, who has already suffered physical abuse and mental torture has approached this Court seeking direction in the nature of writ of mandamus directing respondent no. 3 to carry out termination of unwanted pregnancy which is result of physical abuse thrust against the victim.;


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