SUNNY MURGAONKAR AND ORS. Vs. STATE OF GOA AND ORS.
LAWS(BOM)-2017-4-193
HIGH COURT OF BOMBAY
Decided on April 11,2017

Sunny Murgaonkar And Ors. Appellant
VERSUS
State Of Goa And Ors. Respondents

JUDGEMENT

Nutan D. Sardessai, J. - (1.) Heard Shri P. Karpe, learned Advocate for the petitioners, Shri M. Amonkar, learned Additional Public Prosecutor for the respondent no. 1 and Shri A. Kamat, learned Advocate for the respondent no.2.
(2.) Rule.
(3.) Heard forthwith with the consent of the learned Advocate appearing for the respective parties. Shri M. Amonkar, learned Additional Public Prosecutor waives service on behalf of the respondent no. 1 and Shri A. Kamat, learned Advocate waives service on behalf of the respondent no.2.;


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