AJAY S/O BADRINARAYAN SONI Vs. STATE OF MAHARASHTRA THROUGH POLICE STATION OFFICER, P S UMRED, NAGPUR MAHARASHTRA
LAWS(BOM)-2018-7-134
HIGH COURT OF BOMBAY
Decided on July 19,2018

Ajay S/O Badrinarayan Soni Appellant
VERSUS
State Of Maharashtra Through Police Station Officer, P S Umred, Nagpur Maharashtra Respondents

JUDGEMENT

M.G. Giratkar, J. - (1.) Rule. Rule made returnable forthwith. Heard learned counsels appearing for the parties.
(2.) By the present application, the applicants have challenged the criminal action started by the respondent no. 1 on the complaint of the respondent no. 2 vide Crime No. 92/2015 and prayed to quash the same.
(3.) The applicant no. 1 is editor of a weekly newspaper - 'Pharmacist Times' which is published from Nagpur and Pune and the same is duly registered under the Press and Registration of Books Act, 1867. The applicant no. 2 is friend of applicant no. 1 and does wholesale business of medicines in Nagpur. Smt. Kalyani Wagh, who is President of Akhil Bhartiya Pharmacist Welfare Association, Maharashtra received a secret complaint that respondent no. 2 (complainant) - owner of Radhe Multispeciality Clinic, Umrer had done C.C.H. (Certificate Course of Homeopathy) but he was giving allopathic medicines to the patients, mostly children and women.;


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