STATE OF MAHARASHTRA, THROUGH POLICE STATION OFFICER Vs. ASHOK
LAWS(BOM)-2018-10-204
HIGH COURT OF BOMBAY
Decided on October 20,2018

STATE OF MAHARASHTRA, THROUGH POLICE STATION OFFICER Appellant
VERSUS
ASHOK Respondents

JUDGEMENT

V.M. Deshpande, J. - (1.) This appeal is filed by the State to challenge judgment and order of acquittal dated 5.2.2008 passed by learned Additional Sessions Judge, Nagpur in Sessions Trial No.214/2007.
(2.) By the impugned judgment, learned Judge of the Court below acquitted the respondent (hereinafter referred to as, "the accused" for the sake of brevity) of offences punishable under Sections 302 and 307 of the Indian Penal Code.
(3.) We have heard learned Additional Public Prosecutor Mrs. H.N. Jaipurkar for the appellant/State, in extenso. Learned counsel for the accused chose not to remain present before the Court when the appeal was taken up for its final hearing.;


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