DILIPKUMAR S/O. RAJNARAYAN SAXENA Vs. VINODKUMAR S/O. RAAJNARAYAN SAXENA
LAWS(BOM)-2017-7-135
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on July 06,2017

Dilipkumar S/O. Rajnarayan Saxena Appellant
VERSUS
Vinodkumar S/O. Raajnarayan Saxena Respondents

JUDGEMENT

V.M.DESHPANDE,J. - (1.) Rule. Rule is made returnable forthwith. Heard finally by consent of learned counsel for the parties.
(2.) This proceeding under Section 482 of the Code of Criminal Procedure is before this Court to challenge order passed by learned Judicial Magistrate First Class, Court No. 6, Nagpur dated 10.3.2013 in Regular Criminal Case No. 2427 of 2009 by which learned Magistrate framed charge for the offences punishable under Sections 420, 467, 468, and 471 of the Indian Penal Code together with judgment and order passed by learned Sessions Judge-8, Nagpur in Criminal Revision No. 92 of 2014 by which learned Revisional Court dismissed the revision filed on behalf of the present applicant.
(3.) I have heard learned counsel Shri S.V. Sirpurkar for the applicant in extenso so also learned counsel Shri A.T. Purohit for the non-applicant.;


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