SAU. SWATI KULDEEP KAPADE Vs. SHRI KULDEEP HARIBHAU KAPADE
LAWS(BOM)-2017-11-484
HIGH COURT OF BOMBAY
Decided on November 30,2017

Sau. Swati Kuldeep Kapade Appellant
VERSUS
Shri Kuldeep Haribhau Kapade Respondents

JUDGEMENT

A.M.DHAVALE,J. - (1.) Oral - Rule made returnable forthwith. Heard the learned Advocates of both the parties. With their consent, the petitioner is taken up for final disposal at this stage.
(2.) This is a petition filed by the petitioners under Articles 226 and 227 of the Constitution of India, to challenge the order in (Original opponent's Criminal Misc. Application No. 21 of 2016) whereby delay of 766 days in preferring the revision against Judgment dated 12.03.2015 in Cri. Misc. Application No. 212 of 2012 by learned J.M.F.C. Bhusawal, was condoned subject to costs of Rs. 3,000/.
(3.) Heard the learned Advocate Shri. M.M. Bhokarikar, for the petitioners. Shri. P.B. Rakhunde, Advocate holding for Shri. S.B. Bhapkar, Advocate, for Respondent No.2, and Shri. V.S. Badak, A.P.P for Respondent State.;


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