ASHOK YESHWANTRAO SHINDE Vs. STATE OF MAHARASHTRA, THROUGH POLICE STATION OFFIC
LAWS(BOM)-2018-6-87
HIGH COURT OF BOMBAY
Decided on June 15,2018

Ashok Yeshwantrao Shinde Appellant
VERSUS
State Of Maharashtra, Through Police Station Offic Respondents

JUDGEMENT

T.V. Nalawade, J. - (1.) This is an application filed under Section 482 of the Code of Criminal Procedure for relief of quashing First Information Report bearing No. 420 of 2017, dated 13-10-2017, registered with Bhokardan Police Station Dist. Jalna for the offences punishable under Section 420, 120(B), 406, 467, 468, 471 read with 34 of the Indian Penal Code.
(2.) Heard both the sides.
(3.) The crime is registered on the basis of report given by one Babasaheb Dharma Pagare. He knew present applicant - Advocate Ashok Yeshwantrao Shinde from prior to 12-10-2017. Other accused - Rahul Ashok Shinde is a son of Ashok Shinde. Ashok Shinde works as Notary Public.;


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