GAJENDRA S/O. SHIVPRASAD KEDIA Vs. THE STATE OF MAHARASHTRA & ANR.
LAWS(BOM)-2017-6-83
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on June 13,2017

Gajendra S/O. Shivprasad Kedia Appellant
VERSUS
The State of Maharashtra And Anr. Respondents

JUDGEMENT

M.G.GIRATKAR,J. - (1.) Heard Shri Kasat, learned counsel for the petitioner and Shri Ashirgade, learned Additional Public Prosecutor for the State/respondent no. 1.
(2.) Rule. Rule made returnable forthwith.
(3.) By this petition which is filed under Articles 226 and 227 of the Constitution of India read with Section 482 of the Criminal Procedure Code, the petitioner is seeking appropriate writ, order and direction for quashing the FIR which is registered by Police Station, Rajapeth vide Crime No. 377/2016. During the pendency of the petition, charge-sheet came to be filed against the petitioner, therefore, petition is amended and prayer is made for quashing and setting aside the charge-sheet dated 14-6-2016.;


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