ANIL G LOTLIKAR Vs. SURESH G LOTLIKAR
LAWS(BOM)-2016-4-238
HIGH COURT OF BOMBAY
Decided on April 27,2016

Anil G Lotlikar Appellant
VERSUS
Suresh G Lotlikar Respondents

JUDGEMENT

- (1.) Rule. Rule made returnable forthwith. The learned Counsel for the respective respondents waive service. Heard finally by consent of the parties.
(2.) The learned Senior Counsel for the petitioners, on instructions, seeks permission to delete the respondent nos.2 to 6. Permission is granted at the risk of the petitioners. Amendment to be carried out forthwith.
(3.) This is second time that the matter has come to this Court. By an order dated 01/09/2015 in A.O.Nos.52 and 40 of 2008, this Court had remanded the applications Exhs.43 and 47 to the Inventory Court for deciding the same afresh. This was subject to payment of costs of Rs.10,000/- in each of the appeals, which were payable on or before 28/09/2015. It appears that the costs were not deposited within time. As such, by an order dated 07/10/2015, the application Exh.43 was dismissed while the application Exh.47 was dismissed for default. The Executing Court also refused to review the order on 27/11/2015 on the ground that the time granted by this Court cannot be extended by the Inventory Court.;


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