VIJAYATAI SURESH JINTURKAR AND ANOTHER Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2018-5-100
HIGH COURT OF BOMBAY
Decided on May 02,2018

Vijayatai Suresh Jinturkar And Another Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

- (1.) Heard Shri Khapre, the learned counsel appearing for the petitioner and Ms. Kalyani Deshpande, learned APP for respondent.
(2.) In a complaint which is a Criminal Case No.269 of 2000 instituted in the Court of Chief Judicial Magistrate, Chandrapur on 26.07.2000, the applicants are joined as accused Nos. 7 and 8 for committing offence under Sections 18(a)(i) read with 16 of the Drugs And Cosmetics Act, 1940, punishable under Section 27 of the said Act. This application challenges the entire complaint on the basis of which the prosecution is sought to be initiated.
(3.) The matter was admitted by this Court on 03.10.2012 and the interim order passed by this Court staying the proceedings of the said complaint against the applicants has been continued.;


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