ASMA W/O MOINODDIN SHAKER QUAZI Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2017-9-333
HIGH COURT OF BOMBAY
Decided on September 28,2017

Asma W/O Moinoddin Shaker Quazi Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

V.L. Achliya, J. - (1.) Rule. Rule made returnable forthwith. By consent heard finally.
(2.) Heard the learned counsel for the petitioners, A.P.P. for respondent No. 1-State and learned counsel for respondent No.
(3.) In view of the limited challenge raised in the petition confined to issuance of process without conducting inquiry as contemplated under section 202 of Cr.P.C., 1973 it is not necessary to discuss the facts in detail.;


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