LAXMIBEN MAGAN PARSHOTTAM Vs. MAGJIBHAI BIJIYABHAI
LAWS(GJH)-1982-9-12
HIGH COURT OF GUJARAT
Decided on September 07,1982

Laxmiben W/O. Magan Parshottam Appellant
VERSUS
Magjibhai Bijiyabhai And Others Respondents





Cited Judgements :-

HARISH DWARKADAS GANDHI VS. G B YADAV ASST DIR D R I [LAWS(BOM)-1988-9-21] [REFERRED TO]


JUDGEMENT

S.B.MAJMUDAR - (1.)In this revision application the petitioner who is the original complainant has challenged an order passed by the learned judicial Magistrate first class Pardi directing the P. S. 1. Pardi to inquire under sec. 202 of the Code of Criminal Procedure 1973 and report thereafter to the learned Magistrate. The said order is passed below a private complaint filed by the petitioner-complainant before the learned trial Magistrate. The said complaint is filed against respondents Nos. 1 to 5 herein who are arraigned as original accused Nos. 1 to 5.
(2.)In view of the fact that the order challenged in this revision is an interlocutory order this petition at the oral request of Mr. Patel learned Advocate for the petitioner is permitted to be converted into a petition under Article 227 of the Constitution and is being disposed of as such.
(3.)The petitioner has filed an application being miscellaneous criminal application No. 17 of 1782 before the learned trial Magistrate against the concerned accused respondent Nos. 1 to 5 herein alleging that they were guilty of offences punishable under secs. 302 307 326 325 324 323 506 (2) 147 148 149 34 and 114 O. P. Code. For the present purpose it is not necessary to mention in details various allegations made in the complaint against the concerned accused. Fact remains that various offences are alleged against the concerned accused which are treble exclusively by the court of session.
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