ARNAB MANORANJAN GOSWAMI Vs. STATE OF MAHARASHTRA
LAWS(SC)-2020-11-18
SUPREME COURT OF INDIA
Decided on November 11,2020

Arnab Manoranjan Goswami Appellant
VERSUS
STATE OF MAHARASHTRA Respondents


Cited Judgements :-

KAMLESHBHAI BHIKHABHAI BHORANIYA VS. STATE OF GUJARAT [LAWS(GJH)-2022-2-191] [REFERRED TO]
BEBIBEN ALIAS BABIBEN JAGUBHAI D/O GANDABHAI RANCHHODBHAI PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2022-3-19] [REFERRED TO]


JUDGEMENT

- (1.)Leave granted.
(2.)We have heard Mr Harish Salve, Mr Mukul Rohatgi, Mr Siddharth Bhatnagar and Mr Gopal Sankaranarayanan, learned Senior Counsel appearing on behalf of the appellants.
(3.)Mr Kapil Sibal, learned Senior Counsel appears on behalf of the State of Maharashtra, Mr Amit Desai, learned Senior Counsel appears on behalf of the second respondent and Mr C.U Singh, learned Senior Counsel appears on behalf of the fifth respondent.
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