PILOT 2 WHEELERS AUTOMOBILE PVT. LTD. Vs. JASBIR SINGH VIJAN
LAWS(BOM)-2020-7-156
HIGH COURT OF BOMBAY
Decided on July 27,2020

Pilot 2 Wheelers Automobile Pvt. Ltd. Appellant
VERSUS
Jasbir Singh Vijan Respondents

JUDGEMENT

Riyaz I. Chagla, j. - (1.) Heard the learned counsel for the parties.
(2.) For the sake of convenience, the parties will be referred as per their nomenclature in the suit i.e. Appellant-Plaintiff and Respondent-Defendant.
(3.) By this Appeal, the Plaintiffs are challenging the order dated 06.07.2020 passed by the learned Single Judge in Interim Application No. 1/2020 in Suit (L) No. 94/2020 declining to grant ad-interim relief in terms of prayer clause (c) of the Interim Application.;


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