NEW INDIA ASSURANCE COMPANY LTD. Vs. DHAMMAJI
LAWS(BOM)-2020-11-138
HIGH COURT OF BOMBAY
Decided on November 06,2020

NEW INDIA ASSURANCE COMPANY LTD. Appellant
VERSUS
Dhammaji Respondents

JUDGEMENT

- (1.) Heard learned Counsel for the applicant.
(2.) As per the ofce note, instant First Appeals are in time. In view of the ofce note, Civil Applications for condonation of delay do not survive and stand disposed of accordingly.;


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