JAYSHREE RAMAKANT KHADILKAR - PANDE Vs. MUNICIPAL CORPORATION OF GREATER MUMBAI AND ORS.
LAWS(BOM)-2016-7-8
HIGH COURT OF BOMBAY
Decided on July 05,2016

Jayshree Ramakant Khadilkar - Pande Appellant
VERSUS
Municipal Corporation of Greater Mumbai and Ors. Respondents

JUDGEMENT

- (1.) Heard Mr.Mihir Desai, learned Senior Counsel appointed Amicus Curiae, Mr.A.Y.Sakhare, learned Senior Counsel for respondent No.1, Mr.M.P.Jadhav, learned AGP for respondent no.2, Mr.Shekhar Naphade, learned Senior Counsel for respondent no.3, Mr.Aspi Chinoy, learned Senior Counsel for respondent no.4, Mr.Chirag Dave, learned Counsel for Respondent no.5, Mr.G.W.Mattos, learned Counsel for respondent no.8. Respondents no. 6 & 7 are not represented, in any case, their presence is not necessary for deciding the present controversy.
(2.) This PIL was first moved on the 27/05/2016 before the Vacation Court. By an interim order dated 27/05/2016, the contracts awarded by respondent no.1 to the respondents no. 3 & 4 are stayed. The said adinterim order is made operative for a limited period i.e. till the regular Bench hears the matter.
(3.) Thereafter it was heard for admission on 09/06/2016 when the objection was raised as regards locus of the petitioner. Instead of going into same as agreed to in place of the petitioner prosecuting the matter, Mr.Mihir Desai was requested to act as 'Amicus Curiae' in the matter to assist the Court.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.