SMT. PRIYATAMA SAKHARAM WAKLE Vs. THE DIVISIONAL COMMISSIONER
LAWS(BOM)-2016-4-287
HIGH COURT OF BOMBAY
Decided on April 04,2016

Smt. Priyatama Sakharam Wakle Appellant
VERSUS
The Divisional Commissioner 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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