VIJAY MACHINDRA MARKAD AND ANOTHER Vs. STATE OF MAHARASHTRA AND ANOTHER
LAWS(BOM)-2017-3-89
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on March 08,2017

Vijay Machindra Markad And Another Appellant
VERSUS
STATE OF MAHARASHTRA AND ANOTHER Respondents

JUDGEMENT

S.S.SHINDE, J. - (1.) Rule. Rule made returnable forthwith and heard finally with the consent of the learned counsel appearing for the parties.
(2.) All these applications raise one and the same legal issue, hence are heard together and being disposed of by this common judgment and order.
(3.) By way of filing these applications, the applicants have prayed to quash and set aside the respective first information reports, which are registered against them for the offence punishable under Sections 3 and 7 of the Essential Commodities Act.;


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