BABURAO V.NAIR Vs. STATE OF MAHARSHTRA AND ANOTHER
LAWS(BOM)-2017-5-73
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on May 04,2017

Baburao V.Nair Appellant
VERSUS
State Of Maharshtra And Another 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 prayer to quash and set aside the First Information Report vide Crime No.118/2016 registered with Harsool Police Station, Aurangabad, for the offence punishable under section 376 of the Indian Penal Code.;


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