w w w . L a w y e r S e r v i c e s . i n



Sumitra v/s State of Maharashtra


Company & Directors' Information:- MAHARASHTRA CORPORATION LIMITED [Active] CIN = L71100MH1982PLC028750

    Criminal Appeal (Appeal) No. 580 of 2013

    Decided On, 19 July 2018

    At, In the High Court of Bombay at Nagpur

    By, THE HONOURABLE MR. JUSTICE P.N. DESHMUKH & THE HONOURABLE MR. JUSTICE M.G. GIRATKAR

    For the Appellant: D.R. Khandare, Advocate. For the Respondent: K.S. Joshi, Additional Public Prosecutor.



Judgment Text

M.G. Giratkar, J.

1. By way of present appeal, the appellant has challenged the judgment and order dated 06.09.2012 passed by the learned Sessions Judge, Bhandara in Sessions Trial No. 38 of 2011 thereby convicting the appellant for the offence punishable under Section 302 of the Indian Penal Code and sentencing her to suffer imprisonment for life and to pay a fine of Rs.1,000/-, in default to suffer RI for one month.

2. The case of the prosecution against the appellant (hereinafter referred as accused), in short, is as under:

Complainant Manjirabai Dahiwale was a member of Ramabai Mahila Bachat Gat. There was Dispute Free Committee (Tantamukti Samiti) at village Golewadi, Tahsil Pauni, District Bhandara. On 10.03.2011 about about 08:30 p.m., Dispute Free Committee members and members of Ramabai Mahila Bachat Gat came to know that accused Sumitra Namdeo Madavi was selling illicit liquor. Complainant Manjirabai and other lady members of Ramabai Mahila Bachat Gat, Chairman of Tantamukti Samit, Sarpanch Shri Purushottam Dahiwale, ExSarpanch Namdeo Mahadeo Patil, Vijay Moreshwar Murkute, Hivraj Ganvir and other 20 persons went to the house of Sanjay Tarachand Vaidhya.

3. Sanjay Vaidhya and accused Sumitra were standing in their courtyard. Complainant Manjirabai and deceased Meenakshi were leading the mob. They were saying that there is complete prohibition of liquor in the village and as to why they were selling liquor. Accused Sumitra thrown chili powder. Accused Sumitra caught hold hair of Meenakshi Dahiwale by one hand and pressed her neck by another hand. Meenakshi Dahiwale became unconscious and died on the spot. Incident was informed to the police. Meenakshi was taken to the hospital. She was declared brought dead.

4. Complainant Manjirabai Dahiwale lodged report (Exh.32). PW7 API Pradeep Suraskar investigated the crime. He went to the spot of incident, prepared spot panchnama. Chili powder and some blood stains were found on the spot. Those were seized in the presence of panchas. Inquest panchnama was prepared. Statements of witnesses were recorded. Clothes of deceased and accused etc., were seized. Obtained Postmortem report. After completing investigation, filed chargesheet before the JMFC, Pauni who, in turn, committed the same to the Court of Session at Bhandara.

5. Charge was framed by the trial Court at Exh.27. The same was read over and explained to accused Nos.1 and 2, to which, they pleaded not guilty and claimed to be tried. The prosecution has examined seven witnesses. At the conclusion of trial, learned trial Court acquitted accused No.2 Sanjay Vaidhya and convicted accused No.1 Sumitra for the offence punishable under Section 302 of the Indian Penal Code and sentenced her as stated above.

6. Heard Shri Khandare, learned Counsel appearing on behalf of the appellant. He has submitted that PWs1 to 4 are not the eye witnesses of the incident. Learned trial Court wrongly relied on their evidence. Learned Counsel has submitted that there was a mob of 50 persons. There was scuffle. During the scuffle, deceased fell down and died. It was an accidental death and not homicidal. Learned Counsel has submitted that the trial Court has wrongly convicted the appellant. Hence, prayed to allow the appeal and acquit the appellant/accused.

7. Heard Smt. Joshi, learned Additional Public Prosecutor appearing on behalf of the respondent/State. She has pointed out evidence of PWs1 to 3 and submitted that they are reliable witnesses. Complainant and deceased taken the lead. They were on the front side of the mob. Complainant Manjirabai (PW-1) has specifically stated that she herself and Meenakshi were ahead and other persons were behind them. She accosted accused persons saying as to why they are selling liquor in the village. She has specifically stated that accused No.1 Sumitra had thrown chili powder towards them. Sumitra caught hold hair of deceased by one hand and pressed her neck by another hand and dragged her towards door. Meenakshi became unconscious. Evidence of PW1 is well corroborated by evidence of PWs2 to 4. Homicidal death is proved by the Medical Officer (PW-6). Learned trial Court rightly convicted accused for the offence punishable under Section 302 of the Indian Penal Code. Therefore, appeal is liable to be dismissed.

8. Whether the death of Meenakshi was homicidal is to be seen from the oral evidence as well as medical evidence. Evidence of PW1 Manjirabai, PW2 Vishnu, PW3 Mangala Ramteke clearly show that accused Sumitra thrown chili powder. She caught hold hair of Meenakshi and pressed her neck and killed her. Thereafter, Meenakshi became unconscious. Meenakshi died on the spot itself. Except some minor omissions, nothing is brought on record in the cross-examination of PWs1 to 3 to disbelieve their evidence.

9. Evidence of Medical Officer (PW-6) Dr. Dipankar Meshram shows that he was on duty on 11.03.2011 in Rural Hospital, Adyal. He has conducted postmortem examination of deceased Meenakshi. As per his opinion, cause of death of deceased was due to head injury associated with compression over neck. Accordingly, he issued postmortem report (Exh.61). From the perusal of postmortem report, it is clear that he found injuries over neck. As per postmortem report, cause of death was due to head injury associated with compression over neck.

10. Evidence of PWs1 to 3 clearly show that accused caught hold hair of deceased Meenakshi, pressed her neck and dragged her towards the door. This itself shows that during scuffle, Meenakshi sustained head injury and due to pressing of neck, she died. It is clear from the evidence of PWs1 to 3 and medical evidence of Dr. Dipankar Meshram that deceased Meenakshi died homicidal death.

11. Evidence of Manjirabai (PW1) shows that they had started liquor prohibition movement in the village since 23.01.2011. Accused Nos.1 and 2 were selling liquor in the village. They came to know that accused persons were selling liquor in the village on the day of incident i.e. on 10.03.2011. Therefore, they went to the house of accused along with 15-20 villagers. Sarpanch of the village, President of Litigation Free Village Committee was also with them. They accosted accused persons saying as to why they are selling liquor in the village. She herself and Meenakshi were ahead and other persons were behind them. At that time, accused No.1 Sumitra Madavi had thrown chili powder towards them. Sumitra caught hold hair of Meenakshi and also caught hold her neck and dragged her towards door. Thereafter, Meenakshi became unconscious.

12. Evidence PW1 is well corroborated by PW2 Vishnu, who was the Sarpanch of village at the relevant time. He has stated in his evidence that on 10.03.2011, one Ganvir had informed them that accused persons are selling liquor in the village. Therefore, people of Tantamukti Samiti as well as women of Ramabai Mahila Bachat Gat went to the house of accused. Ladies went in the room of accused. They were behind the ladies. When they went in the room of accused, light was seen. At that time, accused Sumitra was standing near the door. Accused Sumitra thrown chili powder towards ladies. Thereafter ladies made cry. Sumitra caught hold hair of Meenakshi. They had tried to rescue the quarrel and at that time Meenakshi was seen unconscious. Accused Sumitra had caught hold hair by one hand and neck of Meenakshi by another hand. They informed the incident to the police.

13. Nothing is brought on record in the cross-examination of PWs1 and 2. PW2 has stated in cross-examination that he was in the courtyard. The incident took place in front room. There was only half wall to that room, as per spot panchnama. Witnesses have also stated that spot of incident was like chhappar (only roof). Therefore, it cannot be said that PWs2 and 3 could not see the incident. PW2 Mangala Ramteke was along with complainant Manjirabai and Meenakshi. She has stated that accused Sumitra thrown chili powder. Meenakshi was ahead. Accused Sumitra caught hold hair of deceased and pressed her neck and killed her on the spot.

14. Nothing is brought on record in the cross-examination of PWs1 to 3. On the other hand, it is brought on record in the evidence of these witnesses that there was no enmity of deceased with the accused.

15. Evidence of PW4 not helpful to the prosecution, because in his cross-examination, he has admitted that he could not see the incident. PW5 turned hostile, but spot panchnama and seizure panchnama etc. are proved by the Investigating Officer.

16. Evidence of Medical Officer Dr. Meshram clearly shows that death was due to head injury associated with compression over neck. Oral evidence of PWs1 to 3 is well corroborated by medical evidence of Dr. Meshram. Postmortem report (Exh.16) shows that there was injury to the neck. All the evidence clearly shows that accused Sumitra thrown chili powder towards ladies. PW1 Manjirabai and Meenakshi were ahead. Accused Sumitra caught hold hair of Meenakshi by one hand and pressed her neck by another hand. It is brought on record that Meenakshi was thin (weak personality). Accused is strong. Therefore, accused could overpower deceased Meenakshi. The evidence on record proved that accused Sumitra caught hold hair of deceased Meenakshi and pressed her neck. Therefore, Meenakshi died on the spot itself. There is no doubt that accused Sumitra killed the deceased.

17. Learned Counsel for the appellant has submitted that there was no enmity between accused and deceased. The mob of near about 50 persons came to the house of accused. Accused was frightened and, therefore, she thrown chili powder. To save herself, she caught Meenakshi. During the incident, Meenakshi died. There was no intention on the part of accused to commit murder. Hence, act of accused comes under Section 304 Part-II of the Indian Penal Code.

18. From the perusal of cross-examination of PWs1 to 3, it is clear that there was no enmity of accused with deceased. Meenakshi was leading the mob along with PW1. Near about 50 persons went to the house of accused. They were saying to accused Sumitra and Sanjay as to why they are selling liquor. There was altercation between them. Meenakshi and Manjirabai tried to enter the house. That time accused Sumitra thrown chili powder. She caught hold hair of Meenakshi by one hand a

Please Login To View The Full Judgment!

nd pressed her neck by another hand. Because of the mob of 50 persons, accused Sumitra was frightened and, therefore, she caught hold Meenakshi so as to deter other members of the mob. There is no evidence to show that accused Sumitra had any intention to kill the deceased. Therefore, act of accused comes under Section 304 Part-II of the Indian Penal Code. 19. Accused was in jail since 11.03.2011 till March, 2016 i.e. near about five years. Learned Counsel for the appellant has submitted that lenient view be taken and period already undergone by the accused be taken into consideration. 20. In view of the above discussion, we are inclined to allow the present appeal partly, holding that appellant/accused is guilty of offence punishable under Section 304 Part-II of the Indian Penal Code. Hence, the following order. ORDER (i) Appeal is partly allowed. (ii) The order of conviction under Section 302 of the Indian Penal Code is altered to one under Section 304 PartII of the Indian Penal Code and sentenced to the period already undergone by the appellant in jail. (iii) R and P be sent back.
O R







Judgements of Similar Parties

02-07-2020 Ashok Janardhan Dhumule Versus M/s. Ankur Seeds Private Limited, Maharashtra & Another National Consumer Disputes Redressal Commission NCDRC
02-07-2020 Nagpur Agriculture Equipment Engineers Private Ltd., Maharashtra & Another Versus Premnath National Consumer Disputes Redressal Commission NCDRC
19-06-2020 Vishwas Utagi & Others Versus The State of Maharashtra & Others High Court of Judicature at Bombay
16-06-2020 Komal Hiwale Versus State of Maharashtra Supreme Court of India
12-06-2020 Mahesh Sambhaji Chafle Versus The State of Maharashtra Through Police Station Officer, Akheda Balapur, Tq. Kalamnuri, Dist. Hingoli In the High Court of Bombay at Aurangabad
09-06-2020 M/s. Thakur Stone Quarries through its Partner Munesh Hotilal Thakur Versus State of Maharashtra & Others High Court of Judicature at Bombay
09-06-2020 Vishnupant Motba Kesarkar Versus State of Maharashtra & Others High Court of Judicature at Bombay
09-06-2020 Maharashtra State Electricity Distribution Co. Ltd. Versus Principal, College of Engineering, Pune High Court of Judicature at Bombay
05-06-2020 Sahyog Homes Ltd. Versus State of Maharashtra High Court of Judicature at Bombay
02-06-2020 Sachin @ Satish Versus The State of Maharashtra & Another In the High Court of Bombay at Nagpur
01-06-2020 Citizen Forum for Equality, a registered NGO, vide registration no:-MH/645/11, through its President Madhukar Ganpat Kukde Versus The State of Maharashtra, through its Chief Secretary, Mantralaya & Others In the High Court of Bombay at Nagpur
29-05-2020 The State of Maharashtra through Public Prosecutor, High Court, Bench at Aurangabad Versus Prabhakar Karbhari Ghatmale & Others In the High Court of Bombay at Aurangabad
26-05-2020 State of Maharashtra Versus Mangesh & Others In the High Court of Bombay at Nagpur
26-05-2020 Bhagtam & Others Versus The State of Maharashtra & Others In the High Court of Bombay at Nagpur
26-05-2020 Abhinav Bharat Congress & Another Versus State of Maharashtra & Others High Court of Judicature at Bombay
26-05-2020 Ms. X Versus State of Maharashtra High Court of Judicature at Bombay
22-05-2020 Mohiuddin Vaid Versus State of Maharashtra & Others High Court of Judicature at Bombay
22-05-2020 Grant Medical Foundation Ruby Hall Clinic, Pune Versus State of Maharashtra & Others High Court of Judicature at Bombay
15-05-2020 Yogesh Versus The State of Maharashtra, Through Chief Secretary, School Education & Sports Department, Mantralaya & Another In the High Court of Bombay at Aurangabad
15-05-2020 A.P. Suryaprakasam Versus Superintendent of Police, Sangli District, Maharashtra & Another High Court of Judicature at Madras
15-05-2020 The State of Maharashtra through Secretary, Agriculture, Animal Hubandary, Dairy Development & Fisheries Department, Mantralaya & Another Versus Madhukar Suryabhan Ingale In the High Court of Bombay at Aurangabad
15-05-2020 Amalner Municipal Council, Amalner Versus The State of Maharashtra & Others In the High Court of Bombay at Aurangabad
08-05-2020 Chandrakant Kotecha Charitable Trust Versus The State of Maharashtra & Others High Court of Judicature at Bombay
08-05-2020 Pratik & Others Versus The State of Maharashtra, Through Police Station Mahur Dist. Nanded & Another In the High Court of Bombay at Aurangabad
05-05-2020 Zafar Jamal Khan Versus The State of Maharashtra High Court of Judicature at Bombay
05-05-2020 Shekhar @ Mukesh Sanadi Versus The State of Maharashtra High Court of Judicature at Bombay
05-05-2020 Shobha Versus The State of Maharashtra, Through its Secretary, School Education Department, Mantralaya Annexe, Mumbai & Others In the High Court of Bombay at Nagpur
04-05-2020 Pradeep Gandhy Versus The State of Maharashtra & Others Supreme Court of India
03-05-2020 Mohammad Nishat Versus The State of Maharashtra through its Chief Secretary, Mantralaya, Mumbai & Others In the High Court of Bombay at Nagpur
30-04-2020 Mohan Versus The State of Maharashtra, Through : The Secretary, Public Works Department, Mantralaya & Others In the High Court of Bombay at Aurangabad
30-04-2020 Syed Salim & Others Versus The State of Maharashtra, Secretary, Public Works Department, Mantrayalay & Others In the High Court of Bombay at Aurangabad
30-04-2020 Shivray Kulkarni & Others Versus State of Maharashtra &Others High Court of Judicature at Bombay
30-04-2020 Sardar Manjieeth Singh Jagan Singh Versus The State of Maharashtra, Through its Secretary, Revenue and Forest Department, Mantralaya & Others In the High Court of Bombay at Aurangabad
30-04-2020 Babu Bhairu Ovhal & Another Versus The State of Maharashtra High Court of Judicature at Bombay
30-04-2020 Gajanan Shahu Keripale Versus The State of Maharashtra Through The Secretary, School Education & Sports Dept, Mantralaya & Others High Court of Judicature at Bombay
30-04-2020 Natural Sugar and Allied Industries Limited & Others Versus The State of Maharashtra, Through the Secretary for Co-operation, Marketing & Textile Department, Mantralaya & Others In the High Court of Bombay at Aurangabad
30-04-2020 The State of Maharashtra Versus Baban Gangaram Chirate & Others High Court of Judicature at Bombay
27-04-2020 Shankar Sarvotam Pai & Others Versus State of Maharashtra & Others High Court of Judicature at Bombay
27-04-2020 Abuzar Shaikh Abdul Kalam Versus The State of Maharashtra High Court of Judicature at Bombay
27-04-2020 Ajay Versus State of Maharashtra, through PSO In the High Court of Bombay at Nagpur
27-04-2020 Aishwarya Atul Pusalkar Versus Maharashtra Housing & Area Development Authority & Others Supreme Court of India
24-04-2020 Arvind Singh Versus The State of Maharashtra Supreme Court of India
23-04-2020 High Court on its own motion Versus The State of Maharashtra & Others High Court of Judicature at Bombay
21-04-2020 Deodutta Gangadhar Marathe Versus The State of Maharashtra through Secretary, Department of Home, Mantralaya & Others High Court of Judicature at Bombay
15-04-2020 The Registrar (Judicial), High Court of Bombay, Bench at Aurangabad Versus The State of Maharashtra & Others In the High Court of Bombay at Aurangabad
15-04-2020 Pankaj Rajmachikar Versus State of Maharashtra & Another High Court of Judicature at Bombay
15-04-2020 Mohammad Zakir Mohammad Bashir Solanki Versus The State of Maharashtra In the High Court of Bombay at Nagpur
08-04-2020 Nilesh Shriniwas Baswant Versus The State of Maharashtra Supreme Court of India
08-04-2020 C.H. Sharma & Another Versus State of Maharashtra & Others In the High Court of Bombay at Nagpur
08-04-2020 Sarva Hara Jan Andolan through Ulka Mahajan & Another Versus State of Maharashtra & Others High Court of Judicature at Bombay
08-04-2020 Rashtrasant Tukdoji Maharaj Nagpur University, Nagpur, Ravindranath Tagore Marg, through its Registrar & Another Versus State of Maharashtra, Department of Higher and Technical Education, Mantralaya, through its Secretary & Another In the High Court of Bombay at Nagpur
08-04-2020 Shahid Bhagat Singh Cooperative Housing Society Versus The State of Maharashtra & Others High Court of Judicature at Bombay
27-03-2020 Azam Khan Versus The State of Maharashtra Supreme Court of India
20-03-2020 The State of Maharashtra Versus Shankar Khandu Thombare & Another High Court of Judicature at Bombay
20-03-2020 The State of Maharashtra Versus Kondiba Bahiru Thambare High Court of Judicature at Bombay
20-03-2020 Professor Smt. Manorama Prakash Khandekar Versus The State of Maharashtra, Higher and Technical Education Department, through its Secretary, Mantralaya & Others In the High Court of Bombay at Nagpur
20-03-2020 The State of Maharashtra Versus Shivaji Shankar Bhintade High Court of Judicature at Bombay
18-03-2020 Manglam Roongta & Others Versus State of Maharashtra & Another High Court of Judicature at Bombay
18-03-2020 Ritesh Rajendra Thakur Versus State of Maharashtra Through its Secretary, Tribal Development Department & Another High Court of Judicature at Bombay
17-03-2020 The State of Maharashtra (Through – PI of Chavani Police Station, Malegaon, District - Nasik) Versus Dr. Baban Lahanu Gangurde & Others High Court of Judicature at Bombay
17-03-2020 Chetan Prabhakar Rajwade Versus The State of Maharashtra, Through Secretary, Tribal Development Department & Others High Court of Judicature at Bombay
17-03-2020 Rajendra & Others Versus The State of Maharashtra In the High Court of Bombay at Aurangabad
17-03-2020 Maharashtra State Electricity Distribution Company Limited Through its Superintending Engineer, Admn. Versus M/.Pranavditya Spinning Mills Ltd. High Court of Judicature at Bombay
16-03-2020 CEAT Limited (formerly known as Ceat Tyres of India Ltd.) Versus The State of Maharashtra & Others High Court of Judicature at Bombay
16-03-2020 Jeevan Niwas Co-operative Housing Society Ltd. & Another Versus The State of Maharashtra through Department of Co-operation & Textiles, Mantralaya & Others High Court of Judicature at Bombay
16-03-2020 Bhavna Kisan Uradya & Others Versus The State of Maharashtra, Through the Secretary, School Education Department & Others High Court of Judicature at Bombay
13-03-2020 Ram Pralhad Khatri & Others Versus State of Maharashtra, through Principal Secretary, Urban Development Department, Mantralaya & Others In the High Court of Bombay at Aurangabad
13-03-2020 Chirag Sundarlal Gupta Versus The State of Maharashtra (through Kurar Village Police Station High Court of Judicature at Bombay
13-03-2020 Nagrik Samanvya Samiti & Others Versus The State of Maharashtra, Through Principal Secretary, Urban Development Department, Mantralaya & Others In the High Court of Bombay at Aurangabad
13-03-2020 Sheetal Medicare Products Pvt. Ltd., Maharashtra Versus New India Assurance Co. Ltd., Maharashtra & Another National Consumer Disputes Redressal Commission NCDRC
12-03-2020 Rajendra & Others Versus The State of Maharashtra In the High Court of Bombay at Aurangabad
11-03-2020 Ishwar & Others Versus The State of Maharashtra, Through the Secretary, Co-operation and Textile Department, Maharashtra State Mantralaya & Others In the High Court of Bombay at Aurangabad
11-03-2020 Nivrutti Versus The State of Maharashtra & Another In the High Court of Bombay at Aurangabad
11-03-2020 Dnyaneshwar Versus The State of Maharashtra, Through its Secretary, School Education & Sports Department, Mantralaya & Others In the High Court of Bombay at Aurangabad
11-03-2020 Sayyad Azim Sayyad Mnazur & Others Versus The State of Maharashtra Through Police Inspector In the High Court of Bombay at Aurangabad
11-03-2020 New India Assurance Co. Ltd., Maharashtra & Another Versus Mohd. Nazir & Others National Consumer Disputes Redressal Commission NCDRC
09-03-2020 Milind Bhimsing Shirsath Versus The State of Maharashtra Through its Tribal Development Department, Mantralaya & Others High Court of Judicature at Bombay
09-03-2020 Sanjay Devaji Ramteke Versus The State of Maharashtra, through PSO In the High Court of Bombay at Nagpur
09-03-2020 Kumari Shaikh Shashim Mhamulal Versus The State of Maharashtra & Others High Court of Judicature at Bombay
09-03-2020 Lahu Bhausaheb Sonwane Versus The State of Maharashtra, Through Police Inspector & Another In the High Court of Bombay at Aurangabad
09-03-2020 Jaggu Sardar @ Jagdish Tirathsing Labana @ Punjabi Versus The State of Maharashtra (Through the Office of the Government Pleader, High Court, A.S. Mumbai) & Others High Court of Judicature at Bombay
09-03-2020 Hasina Siraj Shaikh Versus State of Maharashtra Secretary through Department of Secondary & Higher Secondary Education Department & Others High Court of Judicature at Bombay
06-03-2020 Dr. Nishigandha Ramchandra Naik Versus State of Maharashtra through Principal Secretary, Medical Education and Drugs Department Mantralaya & Another High Court of Judicature at Bombay
06-03-2020 Manohar Bhimraoji Mahalle & Others Versus State of Maharashtra & Others In the High Court of Bombay at Nagpur
05-03-2020 The State of Maharashtra Versus Balaso Gulab Pendhari & Another High Court of Judicature at Bombay
05-03-2020 Vikrant Vikas Raikar, Proprietor of M/s. Elegant Constructions Versus State of Maharashtra, through Government Pleader & Others High Court of Judicature at Bombay
05-03-2020 Gopal Versus State of Maharashtra In the High Court of Bombay at Nagpur
05-03-2020 The State of Maharashtra Versus Shaikh Jabbarlal Mohamad High Court of Judicature at Bombay
05-03-2020 Devyani Versus The State of Maharashtra Through its Secretary Home Department, Mantralaya & Others In the High Court of Bombay at Aurangabad
05-03-2020 The State of Maharashtra Versus Anant Dattatraya Pashilkar High Court of Judicature at Bombay
05-03-2020 Mohammed Aslam Azad Shaikh Versus The State of Maharashtra Through Secretary Home Department (Special) Mantralaya & Others High Court of Judicature at Bombay
04-03-2020 Dr. Anil D. Garje Versus The State of Maharashtra Through its Principal Secretary Higher & Technical Education Department Mantralaya & Others High Court of Judicature at Bombay
04-03-2020 Radhabai Gabaji Rokade Versus The State of Maharashtra High Court of Judicature at Bombay
04-03-2020 Kishor Laxman Lonari, Convict No. C/52 Versus The State of Maharashtra, Through the Secretary, Prison – 3, State of Maharashtra, Home Department, Mantralaya In the High Court of Bombay at Aurangabad
04-03-2020 Ravindra Manik Shinde & Another Versus State of Maharashtra through its Secretary, Tribal Development Department, Mantralaya & Another High Court of Judicature at Bombay
04-03-2020 Haseena Babu Sanadi @ Haseena Rasul Tadwal Versus State of Maharashtra through its Secretary, Social Justice & Special Assistance Department & Others High Court of Judicature at Bombay
03-03-2020 Sainath Annasaheb Waghchaure & Others Versus The State of Maharashtra In the High Court of Bombay at Aurangabad
03-03-2020 Dadarao & Others Versus The State of Maharashtra In the High Court of Bombay at Aurangabad
03-03-2020 Priyanka Versus The State of Maharashtra Through the Principle Secretary, Home Department, Mantralaya & Others In the High Court of Bombay at Aurangabad
02-03-2020 The State of Maharashtra Versus Shivaji Daulu Patil & Others High Court of Judicature at Bombay


LawyerServices is a Premium Legal Tech solution.


Lawyers, Law Firms, Government Departments and Corporates rely on us for, Workflow Automation, Data Aggregation, Timely Updates, Case Management, Intelligent Research, Latest Legal Data Updates and a LOT more!

If you are a legal professional, CONTACT US, in order to see how our UNIQUE solution can benefit your organization.

Features Intro Close Box