DEPUTY CONSERVATOR OF,AURANGABAD Vs. SHRI NANA EKNATH BADHE
LAWS(BOM)-2016-9-69
HIGH COURT OF BOMBAY
Decided on September 27,2016

Deputy Conservator Of,Aurangabad Appellant
VERSUS
Shri Nana Eknath Badhe Respondents

JUDGEMENT

RAVINDRA V.GHUGE, J. - (1.) Heard learned Advocates for the respective parties.
(2.) Rule.
(3.) By consent, Rule is made returnable forthwith and the petition is taken up for final disposal.;


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