UTTAM @ BABA SAPAN SENAPATI Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2022-8-20
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on August 05,2022

Uttam @ Baba Sapan Senapati Appellant
VERSUS
STATE OF MAHARASHTRA Respondents




JUDGEMENT

- (1.) RULE. Rule is made returnable forthwith.
(2.) Heard finally by consent of both the parties.
(3.) The petitioner raises a challenge to the order dtd. 28/8/2020 passed by the Additional Sessions Judge, Nagpur thereby rejecting the petitioner's application for defreezing the bank accounts.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.