DEVLAL S/O NARAYAN KANKALE Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2017-10-27
HIGH COURT OF BOMBAY
Decided on October 31,2017

Devlal S/O Narayan Kankale Appellant
VERSUS
State Of Maharashtra, Through Respondents

JUDGEMENT

REVATI MOHITE DERE,J. - (1.) Heard learned counsel for the parties.
(2.) Mr. S.D. Chopde, learned counsel for the petitioners, at the outset, does not press prayer clause a) of the petition. He presses for prayer clause b) of the petition, i.e. that the learned Judicial Magistrate First Class, Shegaon be directed to try and decide Criminal Case No.708/2007, Complaint Case No.21/2008 (State case) and Complaint Case No.26/2008 (filed by the petitioners), simultaneously.
(3.) Learned counsel for the petitioners submits, that the subject matter of dispute, in all the aforesaid three cases is identical. He submits that the learned Judicial Magistrate First Class, Shegaon be directed to decide the complaint cases filed by the petitioners and Criminal Case No.708/2007 (filed by the State) simultaneously. He further submits that if Criminal Case No.708/2007 is decided first, great prejudice would be caused to the petitioners.;


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