NANDKISHOR SAVALARAM MALU (DEAD) THROUGH LRS. Vs. HANUMANMAL G. BIYANI (D) THR. LRS. & ORS.
LAWS(SC)-2016-11-84
SUPREME COURT OF INDIA
Decided on November 29,2016

Nandkishor Savalaram Malu (Dead) Through Lrs. Appellant
VERSUS
Hanumanmal G. Biyani (D) Thr. Lrs. And Ors. Respondents

JUDGEMENT

Abhay Manohar Sapre,J. - (1.) Leave granted.
(2.) This appeal is filed against the final judgment and order dated 23.03.2010 passed by the High Court of Judicature at Bombay in Civil Revision Application No.493/2008 allowing the said revision application filed by the respondents herein.
(3.) Facts of the case lie in a narrow compass so are the issues involved in the appeal, a short one. It would, however, be clear from the facts mentioned infra.;


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