MANISH KHANDELWAL Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2019-7-167
HIGH COURT OF BOMBAY
Decided on July 30,2019

Manish Khandelwal Appellant
VERSUS
STATE OF MAHARASHTRA Respondents


Referred Judgements :-

LATHIFA VS. STATE OF KARNATAKA [REFERRED TO]


JUDGEMENT

S S Shinde, J. - (1.) Rule. Rule made returnable forthwith, with the consent of counsel appearing for the parties petition is being heard finally.
(2.) This Petition takes an exception to the judgment and order dated 19th March 2018 passed by the learned Additional Sessions Judge, City Civil and Sessions Court at Mumbai in Revision Application No. 795 of 2016 thereby rejecting the Petitioners application for defreezing the account.
(3.) It is the case of the Petitioners that, Petitioners so also M/s. Reliance Securities, which is the proprietary concern of Petitioner No. 1 and Petitioner No. 3, which is the proprietary concern of Petitioner No. 2, are in the business of trading in government securities and bonds. Petitioner No. 3 is a company incorporated under the Companies Act. Petitioners No. 1 and 2 are Promoters and Directors of Petitioner No. 3 Company and Vipul Desai who has been arraigned as accused no. 1 at the relevant time was the Secretary of four different ICICI Bank employees provident funds trusts.;


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