SHRI GANESH SAHAKARI SAKHAR KARKHANA LIMITED, GANESHNAGAR, TQ. RAHATA, DISTRICT AHMEDNAGAR Vs. SOMATH BALAJI DARANDALE R/O KORHALE, TALUKA RAHATA, DISTRICT AHMEDNAGAR
LAWS(BOM)-2016-10-142
HIGH COURT OF BOMBAY
Decided on October 07,2016

Shri Ganesh Sahakari Sakhar Karkhana Limited, Ganeshnagar, Tq. Rahata, District Ahmednagar Appellant
VERSUS
Somath Balaji Darandale R/O Korhale, Taluka Rahata, District Ahmednagar Respondents

JUDGEMENT

Ravindra V. Ghuge, J. - (1.) (Oral) - 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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