NANA S/O FALGUNRAO PATOLE Vs. THE STATE OF MAHARASHTRA
LAWS(BOM)-2017-11-296
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on November 08,2017

Nana S/O Falgunrao Patole And ... Appellant
VERSUS
The State Of Maharashtra, Through ... Respondents

JUDGEMENT

REVATI MOHITE DERE,J. - (1.) Heard learned counsel for the parties.
(2.) By this petition, the petitioners have impugned the order dated 09.12.2015 passed by the learned Judicial Magistrate First Class (Railway Court), Nagpur, below Exhibit 1 in Regular Criminal Case No.41/2002. By the said order, the learned Magistrate was pleased to issue non-bailable warrants against both the petitioners.
(3.) Mr.O.D. Kakde, learned counsel for the petitioners submitted that there was absolutely no justification for the learned Magistrate to cancel the bail-bonds and issue non-bailable warrants as against the petitioners. He submitted that the petitioner no.1 was present in the first half of the session (Court) before the concerned Court and had to rush to attend an important meeting pursuant to which he had to leave in the second session. He submits that even petitioner no.2 was present in the Court in the first session and that on their counsel's request, the case was adjourned to 29.12.2015.;


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