MAHATMA GANDHI MEMORIAL HOSPITAL AND ANOTHER Vs. SHRI SACHIN VASANT DESAI
LAWS(BOM)-2016-4-201
HIGH COURT OF BOMBAY
Decided on April 26,2016

Mahatma Gandhi Memorial Hospital And Another Appellant
VERSUS
Shri Sachin Vasant Desai Respondents

JUDGEMENT

S.C.GUPTE,J. - (1.) Heard Learned Counsel for the parties.
(2.) Rule.
(3.) The Respondent waives service.;


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