SHANKARRAO S/O. AMBRUSHI BORKAR Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2017-2-22
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on February 07,2017

Shankarrao S/O. Ambrushi Borkar Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

S.S.SHINDE,J. - (1.) Heard.
(2.) Rule. Rule made returnable forthwith, and heard finally with the consent of the parties.
(3.) This Application is filed with following prayer clauses: B) The F.I.R. bearing No. 16 of 2012 dated 15.06.2012 registered at Police Station Washi, Tq. Washi, Dist. Osmanabad may kindly be quashed and set aside. B1) To issue writ of mandamus or any other approtiate writ, the entire proceedings arising out of FIR no. 16/12 Dated 15.6.12 and Chargesheet No.11/2014 dtd.23/05/2014 U/S. 3 and Section 10 (A) of essential commodities act registered at police Station Washi Dist. Osmanabad may kindly quashed and set aside. C) It may be hold and declared that, registration of offence u/sec. 7 and 10 of Essential Commodities Act 1955 and section 3 (3A) 3 (8) of the Sugarcane Control Order, 1966 without exercising powers of recovery as provided in Section 3 sub section 1 to 14 is unwarranted and hence may kindly be quashed and set aside. ;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.