PRATIM ALIAS PETER MUKERJEA Vs. UNION OF INDIA & ANR.
LAWS(BOM)-2017-5-202
HIGH COURT OF BOMBAY
Decided on May 03,2017

Pratim Alias Peter Mukerjea Appellant
VERSUS
Union Of India And Anr. Respondents

JUDGEMENT

Smt. Sadhana S. Jadhav, J. - (1.) Heard the learned Counsel for the Petitioner and the learned Counsel for the respondent at length.
(2.) Rule. Rule made returnable forthwith with the consent of the parties.
(3.) The Petitioners herein are original accused Nos. 4 and 2 respectively in Special Case No. 117 of 2015 pending before the learned Special Judge, CBI, Mumbai.;


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