RAJKUMAR BHAGCHAND JAIN Vs. UNION OF INDIA THROUGH C B I
LAWS(BOM)-2017-12-155
HIGH COURT OF BOMBAY
Decided on December 08,2017

Rajkumar Bhagchand Jain Appellant
VERSUS
UNION OF INDIA THROUGH C B I Respondents

JUDGEMENT

S.C. Dharmadhikari, J. - (1.) Rule. The Respondents Waive Service Through Their respective counsel. By consent, rule is made returnable forthwith and the petition is taken up for final disposal.
(2.) This Is A Petition Seeking A Writ Of Habeas Corpus For release of the petitioner's son Rohit Jain from illegal and unlawful continued judicial custody after 23-11-2017 till date in CBI Case No.RC.3/E/2017 CBI EOW.
(3.) The Few Facts Which Are Necessary For Appreciating the challenge raised in this petition are that the petitioner's son was arrested on 19-9-2017 and was produced before the Court of Additional Chief Metropolitan Magistrate, 3rd Court, Esplanade, Mumbai on 20-9-2017. The arrest was in relation to the above case and registered at the instance of the Central Bureau of Investigation (CBI), Economic Offences Wing, Mumbai. The learned Additional Chief Metropolitan Magistrate granted CBI custody till 28-9-2017. Thereafter, the son was produced on 28-9-2017 as the CBI custody was extended till 28-9-2017. On second remand, the son was remanded to judicial custody till 12-10-2017 and which continued till 9-11-2017.;


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