RAKESH RAJENDRA GAIKWAD AND OTHERS Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2017-12-354
HIGH COURT OF BOMBAY
Decided on December 05,2017

Rakesh Rajendra Gaikwad And Others Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

- (1.) Rule. Rule made returnable forthwith and heard finally with the consent of the learned counsel appearing for the parties.
(2.) This Writ Petition is filed with following prayers: "B] The First Information Report No.0167/2017 dated 04/03/2017 registered at CIDCO (City) Police Station Aurangabad for the offence punishable u/s. 143, 341 of Indian Penal Code may kindly be quashed and set aside. B1] The chargesheet No.225/17 dated 28/08/2017 filed by Assistant Police SubInspector CIDCO Police Station Aurangabad in relation to Crime No.167/2017 for the offence punishable u/s. 143, 341 of I.P.C. may kindly be quashed and set aside."
(3.) Learned counsel appearing for the Petitioners submitted that on 3rd March, 2017 there was birthday of Petitioner No.1 Rohit. At 10.30 p.m. the Petitioners were in Koyala Hotel for taking dinner. Police came there and thereafter Petitioners Rohit, Rupesh and Rishikesh were taken to the police station. Petitioner No.4 Deokate went to the police station at about 12.00 midnight for making inquiry about his friends Rohit and others. At that time Rohit was taken in the custody by the police. Relying upon the grounds taken in the Petition, learned counsel submitted that the Petitioners have not committed any of the offence as alleged and they are falsely involved in the crime by making false allegations and creating false record against the Petitioners.;


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