KUSUM W/O. DURYODHAN MATLANE Vs. THE STATE OF MAHARASHTRA
LAWS(BOM)-2017-11-216
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on November 08,2017

Kusum W/O. Duryodhan Matlane And ... Appellant
VERSUS
The State Of Maharashtra Thr. ... Respondents

JUDGEMENT

M.G.GIRATKAR,J. - (1.) Rule. Rule made returnable forthwith.
(2.) The applicants challenged the registration of First Information Report vide Crime No. 452/2017 by Police Station, Nandanwan for the offences punishable under Sections 404, 420 read with Section 34 of the Indian Penal Code on the report of the non- applicant no. 2.
(3.) It is submitted that the applicant no. 1 was in need of money for medical treatment, therefore, entered into an agreement of sale with mother of non-applicant no. 2, who failed to get sale deed executed within stipulated time, therefore, there was nothing wrong on the part of applicants to sell out the property to other person. It is submitted that as per the agreement, non-applicant no. 2 and her mother failed to get sale deed executed within the period of two months. The applicant no. 1 is bedridden. It is submitted that non-applicant no. 1 wrongly registered the crime against applicants on the report of the non-applicant no. 2, therefore, prayed to quash and set aside FIR lodged against the applicants.;


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