ABHISHEK VILAS PISAL & ORS. Vs. THE STATE OF MAHARASHTRA
LAWS(BOM)-2017-6-96
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on June 13,2017

Abhishek Vilas Pisal And Ors. Appellant
VERSUS
THE STATE OF MAHARASHTRA Respondents

JUDGEMENT

V.K.TAHILRAMANI,J. - (1.) Heard both sides.
(2.) This appeal has been preferred against the order dated 30.5.2017 passed by the learned Special Judge and Additional Sessions Judge, Satara in bail application preferred by the appellants. By the said order, the bail application of the appellants came to be rejected. The said bail application was preferred in C.R. No. 131/2017 of Wai Police Station, Satara.
(3.) The case of the first informant is that he has a mobile shop. One Mayuri used to come to his shop to recharge her mobile, hence, he got acquainted with her. On 5.5.2017 at about 5.00 p.m., the appellants came to his shop. They made him forcibly sit in a vehicle. Then they took him to the field and assaulted him with fist blows, kicks and with iron rod. The assailants were telling the first informant that he should not pursue their sister Mayuri. On account of this incident, FIR was initially lodged by the informant under Sections 324, 363, 504, 506, 143, 147, 148 and 149 of IPC. Later some sections of S.C. and S.T. Act were added.;


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