RAHUL @ BALA DIGAMBAR SONWANE Vs. THE STATE OF MAHARASHTRA
LAWS(BOM)-2017-11-221
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on November 14,2017

Rahul @ Bala Digambar Sonwane Appellant
VERSUS
The State Of Maharashtra And ... Respondents

JUDGEMENT

MANGESH S.PATIL,J. - (1.) Rule. Rule is made returnable forthwith. With the consent of the parties the matter is heard finally.
(2.) In this petition under Article 226 of the Constitution of India read with Section 482 of the Code of Criminal Procedure the petitioner is seeking exception to the order of his externment passed by the respondent no.2 Sub-Divisional Magistrate, Bhusawal by invoking his powers under Section 56 (1) (b) of the Maharashtra Police Act, 1951 (hereinafter referred to as the Act), from Jalgaon and Dhule districts by the order dated 17.07.2017, which has been altered in appeal preferred by him under Section 60 of the Act by respondent no.4 Divisional Commissioner, Nashik by his order dated 22.09.2017 restricting the externment only to the extent of Jalgaon district.
(3.) We have heard the learned Advocate for the petitioner as well as the learned A.P.P. and perused the record and proceedings.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.