PRAFUL S/O. GIRIDHAR NIMKAR Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2017-11-260
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on November 07,2017

Praful S/O. Giridhar Nimkar And ... Appellant
VERSUS
State Of Maharashtra Thr. P.S.O. ... Respondents

JUDGEMENT

M.G.GIRATKAR,J. - (1.) Rule. Rule made returnable forthwith.
(2.) The applicants have prayed to quash and set aside the criminal proceedings bearing Regular Criminal Case No. 2718/2017 arising out of Crime No. 27/2017 registered by the non-applicant no. 1 for the offence punishable under Section 498-A read with Section 34 of the Indian Penal Code against the applicants and pending for trial before the Judicial Magistrate First Class, Court No. 1, Nagpur.
(3.) It is submitted that the applicant no. 1 married with non- applicant no. 2 on 3-1-2016. Due to some dispute, the non-applicant no. 2 lodged report against all the applicants in Police Station, Butibori, Nagpur for the offence punishable under Section 498-A read with Section 34 of the Indian Penal Code. As the jurisdiction came in Nandanwan Police Station, the report was forwarded to the Police Station, Nandanwan, Nagpur. Police filed charge-sheet against the applicants and it is registered as Regular Criminal Case No. 2718/2017 pending before the Judicial Magistrate First Class, Court No. 1, Nagpur.;


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