AJAYKUMAR S/O SHANKARRAO WAGHMARE Vs. THE UNION OF INDIA
LAWS(BOM)-2017-2-19
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on February 06,2017

Ajaykumar S/O Shankarrao Waghmare Appellant
VERSUS
THE UNION OF INDIA Respondents

JUDGEMENT

- (1.) Mr. V.D. Salunke, learned counsel appearing for the Petitioner has tendered across the Bar a short affidavit on behalf of Petitioner. The same is taken on record.
(2.) On 30th January 2017, the Division Bench of this Court (CORAM: V.M. KANADE AND SANGITRAO S.PATIL, JJ.) after hearing the learned counsel appearing for the Petitioner, learned counsel appearing for Union of India, learned Government Pleader appearing for State and learned counsel appearing for Respondent No.4 and after adverting to the grounds raised in the Petition and also the reply filed by Respondent No.4 passed a detailed order, thereby recording the submissions of the counsel appearing for the parties. Therefore, in order to avoid repetition, we do not wish to reiterate the said submissions. By the said order, this Court granted liberty to the Petitioner to convert this Writ Petition as Public Interest Litigation. Accordingly, necessary steps have been taken by the Petitioner to amend the Writ Petition and convert it as Public Interest Litigation. The additional grounds have been incorporated by way of amendment under the Caption "Grounds Part-II: Amendment Part". Additional prayers are also incorporated taking exception to the certificate issued by the Central Board of Film Certification.
(3.) By order dated 30th January 2017, this Court appointed a Committee comprising of Amicus Curiae to see a film and submit report to this Court. The members of the Committee so appointed are - Mr. V.J. DIxit, Senior Advocate, Mr., R.N. Dhorde, Senior Advocate and Dr. P.R. Kanade.;


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