SHAIKH HAMEDUDDIN S/O. SHAIKH Vs. THE STATE OF MAHARASHTRA AND ANR
LAWS(BOM)-2017-12-48
HIGH COURT OF BOMBAY
Decided on December 18,2017

Shaikh Hameduddin S/O. Shaikh Appellant
VERSUS
The State Of Maharashtra And Anr Respondents

JUDGEMENT

S.S.SHINDE, J. - (1.) Heard. Rule. Rule made returnable forthwith, and heard finally with the consent of the parties.
(2.) This Application is filed, praying therein to quash the First Information Report bearing Crime No.0188/2017 registered at City Chowk Police Station, Aurangabad, for the offences punishable under Sections 498A, 323, 504, 506 r/w.34 of the Indian Penal Code and Sections 3 and 4 of the Dowry Act, 1961.
(3.) In view of the statement made by the learned counsel appearing for the applicants on 23.11.2017 before this Court, already application to the extent of applicant nos.1 to 3 has been dismissed as not pressed. Therefore, this Application survives only in respect of applicant nos.4 to 6. ;


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