RHUSHIKESH KALIDAS JOSHI, SON OF KALIDAS JOSHI Vs. STATE, THROUGH POLICE INSPECTOR
LAWS(BOM)-2017-6-241
HIGH COURT OF BOMBAY
Decided on June 13,2017

Rhushikesh Kalidas Joshi, Son Of Kalidas Joshi Appellant
VERSUS
State, Through Police Inspector Respondents

JUDGEMENT

Prithviraj K. Chavan, J. - (1.) Heard S.N. Shri Joshi, learned counsel appearing for the petitioner, Shri S.R.Rivonkar, learned Public Prosecutor appearing for the respondent no.1 and Ms. Sonali Nagvekar, learned counsel appearing for the respondent no.2.
(2.) Rule. Rule made returnable forthwith. Heard finally with the consent of the learned counsel appearing for the petitioner and respondents. The learned Public Prosecutor waives notice on behalf of the respondent no.1 and Ms. Sonali Nagvekar, learned counsel waives notice on behalf of the respondent no.2.
(3.) The petitioner, an Engineer, having completed his M.Tech. is on the threshold of his career as a Probationer, who seeks indulgence of this Court under Article 226 of the Constitution of India read with Section 482 of the Code of Criminal Procedure ("Code" for short), to quash and set aside the criminal case pending against him in the Court of Judicial Magistrate First Class at Ponda bearing No.24IPC/S/2016/A.;


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