KAJAL ANANTWAR W/O RAHUL ANANTWAR Vs. ASHWIN PAIGWAR S/O MAGANLAL
LAWS(BOM)-2017-7-78
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on July 17,2017

Kajal Anantwar W/O Rahul Anantwar Appellant
VERSUS
Ashwin Paigwar S/O Maganlal Respondents

JUDGEMENT

- (1.) Rule. Rule is made returnable forthwith. Heard finally by consent of learned counsel for the parties.
(2.) On 19/7/2014, learned 27th J.M.F.C.Nagpur issued process against the present applicant for the offence punishable under Section 138 of the Negotiable Instruments Act.
(3.) The said order was questioned by the present applicant by filing the revision. It was Criminal Revision No.69/2015 in the Court of learned Additional Sessions Judge-8,Nagpur. The learned Additional Sessions Judge-8,Nagpur rejected the revision.;


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