GORDHANBHAI KHODABHAI PATEL Vs. RAJENDRAKUMAR NEMCHAND
LAWS(GJH)-2014-12-27
HIGH COURT OF GUJARAT
Decided on December 02,2014

Gordhanbhai Khodabhai Patel Appellant
VERSUS
Rajendrakumar Nemchand Respondents

JUDGEMENT

HARSHA DEVANI, J. - (1.) MR . Dhaval Vyas, learned advocate for the petitioners, at the outset, states that he does not press the present petition qua the respondents No.2 and 3.
(2.) RULE . Mr. Premal Rachh, learned advocate waives service of notice of rule on behalf of the first respondent. Having regard to the controversy involved in the present case which lies in a very narrow compass and with the consent of the learned advocates for the respective parties, the matter was taken up for final hearing today.
(3.) BY this petition under Article 227 of the Constitution of India, the petitioners have challenged the order dated 18th November, 2014 passed by the learned 8th Additional Senior Civil Judge, Jamnagar below Exhibit -33 whereby the application made by the petitioners for amending the objections filed by them has been rejected. The facts giving rise to the present petition are that the respondent No.1 herein instituted a suit being Summary (Special Civil) Suit No.2/1998 against the petitioners and other defendants. The said suit came to be decreed in favour of the first respondent by a judgment and decree dated 12th July, 1999 whereby the defendants were held jointly and severally liable to pay Rs.13,89,486/ - with interest at the rate of 18% from the date of the suit till realisation of the decretal amount.;


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