PANKAJ ASHOK KUNDE Vs. THE STATE OF MAHARASHTRA
LAWS(BOM)-2018-11-115
HIGH COURT OF BOMBAY
Decided on November 01,2018

Pankaj Ashok Kunde Appellant
VERSUS
THE STATE OF MAHARASHTRA Respondents

JUDGEMENT

ANUJA PRABHUDESSAI,J. - (1.) By the present application the Applicant has sought following reliefs:- (a) That Rule be issued and records be called for. (b) That on perusal of the same and on further hearing to the Applicants, this Hon'ble Court may kindly be pleased to quash and set aside the condition No.2 of deposit of Rs.5,00,000/- each by the Applicants in the common Order dated 28.8.2018 passed in Criminal Bail Application No.1128 of 2018, Criminal Bail Application No.1129 of 2018 and in Criminal Bail Application No.1134 of 2018 by the Ld. Additional Sessions Judge, Nashik; (c) Pending the hearing and final disposal of the present Application, the condition No.2 of deposit of Rs.5,00,000/- each by the Applicants in the common Order dated 28.08.2018 passed in Criminal Bail Application No.1128 of 2018, Criminal Bail Application No.1129 of 2018 and in Criminal Bail Application No.1134 of 2018 by the Ld. Addl. Sessions Judge, Nashik, be kindly stayed; (d) That pending the hearing and final disposal of the present Application no coercive steps of athe arrests be taken against the applicants in C.R. No.234 of 2018, registered with Respondent Sarkarwada Police Station, Nashik for the offence punishable under Section 405 , 420 , r/w. 34 of I.P.C ."
(2.) Heard Mr. Sanjay Shinde, the learned counsel for the Applicants and Mr. N.B. Patil, the learned APP for the Respondent -State. I have perused the records and considered the submissions advanced by the learned counsel for the respective parties.
(3.) The records reveal that the Applicant was arrested in C.R. No.234 of 2018 registered with Sarkarwada Police Station for offences punishable under Sections 406 and 420 r/w. 34 of the Indian Penal Code , 1860.;


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