BHARAT VISHNUPRASAD AGRAWAL Vs. GIRDHAR CHIRANJIVALAL AGRAWAL AND OTHERS
LAWS(BOM)-2017-2-133
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on February 13,2017

Bharat Vishnuprasad Agrawal Appellant
VERSUS
Girdhar Chiranjivalal Agrawal And Others Respondents

JUDGEMENT

N.W. Sambre, J. - (1.) The present petition is directed against the judgment and order dated 13th October, 2016 passed by learned Additional Sessions Judge in Criminal Revision Application No. 38 of 2016.
(2.) Learned Sessions Judge, in the aforesaid revision, vide impugned judgment, quashed and set aside the order dated 5th May, 2015 passed below Exhibit 1 by Judicial Magistrate, First Class (Court No.5) Dhule, ordering issuance of process in Criminal Misc. Application No.1201 of 2014 i.e. Summary Triable Case No. 760 of 2015.
(3.) The facts as are necessary for deciding present writ petition are as under : Petitioner Bharat claimed to have married to Palak on 24th June, 2012.;


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