GOKUL BHAGAJI PATIL Vs. STATE OF MAHARASHTRA
LAWS(SC)-2006-12-29
SUPREME COURT OF INDIA (FROM: BOMBAY)
Decided on December 08,2006

GOKUL BHAGAJI PATIL Appellant
VERSUS
STATE OF MAHARASHTRA Respondents


Cited Judgements :-

SANJAY MURLIDHAR TARALKAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2008-6-14] [REFERRED TO]
MOHAMMED SAYED MOHAMMED YASIN SHAIKH VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(BOM)-2009-6-14] [REFERRED TO]
ADNAN BILAL MULLA VS. STATE OF MAHARASHTRA [LAWS(BOM)-2010-2-66] [REFERRED TO]
SATENDER PAL SINGH @ TWINKLE VS. STATE [LAWS(DLH)-2009-3-140] [REFERRED TO]
GUJARAT VIDYAPITH VS. PIYUSH RAMANLAL SHAH [LAWS(GJH)-2014-6-66] [REFERRED TO]
B K SUNDAR VS. STATE OF KARNATAKA [LAWS(KAR)-2014-7-205] [REFERRED TO]
YERWADI KASIM ALIAS MOHAMMED KASIM VS. STATE BY THE INSPECTOR OF POLICE CHENNAI [LAWS(MAD)-2010-6-412] [REFERRED TO]
ZOHRA SHEIKH VS. STATE (GOVT OF NCT OF DELHI) [LAWS(DLH)-2017-2-46] [REFERRED TO]


JUDGEMENT

D. K. Jain, J. - (1.)Leave granted.
(2.)This appeal by special leave is directed against the Order, dated 1.2.2006, passed by the High Court of Judicature at Bombay, affirming the order passed by Special Judge, Pune, in exercise of powers conferred under the Maharashtra Control of Organised Crime Act, 1999 (for short MCOCA", whereby the application filed by the appellant for grant of bail was rejected.
(3.)The appellant, a former Assistant Commissioner of Police, Mumbai was posted as a Senior Police Inspector at Mira Road Police Station, Thane District, during the period from 2.6.1999 to 13.5.2000.


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