CHANBI OIL KHAN Vs. STATE OF GOA, THROUGH POLICE INSPECTOR, PANAJI POLICE STATION, PANAJI-GOA
LAWS(BOM)-2017-7-327
HIGH COURT OF BOMBAY
Decided on July 14,2017

Chanbi Oil Khan Appellant
VERSUS
State Of Goa, Through Police Inspector, Panaji Police Station, Panaji-Goa Respondents

JUDGEMENT

C.V. Bhadang, J. - (1.) Rule, made returnable forthwith. Shri P. Faldessai, learned Addl. Public Prosecutor waives service. Heard finally by consent of the parties.
(2.) By this petition under Article 226 of the Constitution of India read with Section 482 of the Code of Criminal Procedure the petitioner is seeking quashing of proceedings in Special Criminal case No.75/2015 before the learned Children's Court at Panaji.
(3.) Brief facts are that on the basis of the complaint lodged by one Shri Sadat Haider Ali on 7.9.2014 an offence punishable under Section 2(m)(i) read with Section 8(2) of the Goa Children's Act, 2003 read with Sections 341 and 506(ii) IPC was registered against the petitioner. On completion of the investigation a chargesheet is filed against the petitioner under aforesaid Sections before the learned Children's Court. It is undisputed that Children's Court has framed the charge against the petitioner for the aforesaid Sections on 14.3.2017.;


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