RUPALI @ JYOTI GANESH KAKADE Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2017-1-118
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on January 11,2017

Rupali @ Jyoti Ganesh Kakade Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

S.S.SHINDE,J. - (1.) Rule. Rule made returnable forthwith. Heard finally with consent of the learned counsel for the parties. -
(2.) At the outset, we make it clear that respondents No. 1 and 2 are the State - Authorities and no relief is claimed against them, therefore, they are not necessary parties to the present proceedings.
(3.) On instructions, learned counsel appearing for the applicants does not press the present application on behalf of applicants No. 4 to 6, namely, (4) Shobha W/o Ramesh More, (5) Ramesh S/o Kacharu More and (6) Arun S/o Ramesh More. However, he submits that, in case, they file application for seeking discharge before the concerned court, directions may be given to concerned court for expeditious hearing of the application.;


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