GIRISH UPENDRA KARHADE Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2017-1-132
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on January 18,2017

Girish Upendra Karhade Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

S.S.SHINDE,J. - (1.) Rule. Rule made returnable forthwith and heard finally with the consent of learned counsel appearing for parties.
(2.) At the outset, the learned counsel appearing for the applicants, on instructions, submits that, he will not press present application qua applicant no.1 - Girish S/o Upendra Karhade. Hence the application in respect of applicant no.1 Girish S/o Upendra Karhade stands rejected as not pressed.
(3.) This application is filed with the following prayers : "C. To quash and set aside the further proceeding of FIR/Crime bearing No.344/2016 registered at Police Station, Cidco, N-7, Aurangabad dated 18.05.2016 for the offence U/Sec. 498A, 323, 504 r/w 34 of I.P.C. filed by respondent no.2. C-1 This Hon'ble Court may kindly be quashed and set aside the impugned charge-sheet No.293/2016 dated 18.07.2016, which is pending before the Ld. 15th J.M.F.C. Aurangabad in R.C.C. No.1837/2016 and accordingly pending trial bearing R.C.C. No.1837/2016 may kindly be quashed and set aside." ;


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