EKNATH PANDURANG NAIK Vs. STATE OF GOA AND ORS.
LAWS(BOM)-2016-4-288
HIGH COURT OF BOMBAY
Decided on April 05,2016

Eknath Pandurang Naik Appellant
VERSUS
State Of Goa And Ors. Respondents

JUDGEMENT

F.M.REIS,J. - (1.) Heard Shri A. D. Bhobe for the petitioners and Shri Vivek Rodrigues, learned Government Advocate for the respondents.
(2.) Rule. Heard forthwith. The learned Counsel for the respondents waives service.
(3.) We have heard both the learned Counsel and it appears that the grievance of the petitioner is that, whilst shifting the electricity pole at the instance of respondent no. 4, the electrical line was shifted to pass through the property belonging to the petitioner bearing plot no. 16. The main objection of the petitioner is that without the consent of the petitioner, such electrical line was relocated which caused great prejudice to the enjoyment of the property by the petitioner.;


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