ABDUL KHALEQ PAINTER S/O MOHAMAD MUSA Vs. THE STATE OF MAHARASHTRA AND ANR.
LAWS(BOM)-2017-1-102
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on January 31,2017

Abdul Khaleq Painter S/O Mohamad Musa Appellant
VERSUS
The State of Maharashtra And Anr. Respondents

JUDGEMENT

- (1.) Heard.
(2.) Rule. Rule made returnable forthwith.
(3.) Heard finally by consent of learned counsel for the respective parties.;


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