BRIJESH KALAPPA Vs. SWARAJ THACKERAY @ RAJ THACKERAY & ORS
LAWS(SC)-2016-7-149
SUPREME COURT OF INDIA
Decided on July 25,2016

Brijesh Kalappa Appellant
VERSUS
Swaraj Thackeray @ Raj Thackeray And Ors Respondents

JUDGEMENT

- (1.) We have heard learned counsel for the petitioner and the respondents.
(2.) We see no reason to interfere with the impugned order in exercise of our power under Article 32 of the Constitution of India.
(3.) The writ petition is accordingly dismissed.;


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