RAJESH S/O SHAMSUNDAR KEJRIWAL Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2017-8-153
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on August 11,2017

Rajesh S/O Shamsundar Kejriwal Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

M.G.GIRATKAR,J. - (1.) Rule. Rule made returnable forthwith. Heard finally with the consent of the learned Counsel for the parties.
(2.) The petitioner has challenged the impugned show cause notice issued by respondent no.2/Special Executive Magistrate, Lakadganj Zone, Nagpur in Case No.155/2017, dated 2nd June, 2017, by which the petitioner is directed to remain present on 2.6.2017 before the Special Executive Magistrate, Lakadganj Zone, Nagpur.
(3.) It is submitted that the petitioner is a businessman having business of Tours and Travels. The petitioner is not having a past criminal record. On 30.5.2017, one Ashokkumar Chaturbhujdas Ghiya lodged a complaint against the petitioner, which was registered as noncognizable Crime No.341 of 2017 for the offences punishable under Sections 504, 506, 427 of the Indian Penal Code at Police Station, Lakadganj.;


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