AHMEDNAGAR ZILLA SHETMAJUR UNION Vs. MAHATMA PHULE KRUSHI VIDYAPITH
LAWS(BOM)-2016-12-41
HIGH COURT OF BOMBAY
Decided on December 09,2016

Ahmednagar Zilla Shetmajur Union Appellant
VERSUS
Mahatma Phule Krushi Vidyapith 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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