ARUN BABAN SAWANT Vs. SUREKHA KERU PIMPARKAR @ SUREKHA A. SAWANT
LAWS(SC)-2016-5-44
SUPREME COURT OF INDIA
Decided on May 02,2016

Arun Baban Sawant Appellant
VERSUS
Surekha Keru Pimparkar @ Surekha A. Sawant Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) Heard the learned counsel on both the sides as well as the petitioner and the respondent, who have appeared before this Court.
(3.) Though it was reported by the Mediator of the Supreme Court Mediation Centre that the parties could not arrive at an amicable settlement, since the parties are present before us, we made an attempt and it is heartening to note, thanks to the cooperation of the parties and the learned counsel appearing for both the sides, that an amicable settlement has been made possible.;


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