SMT. SONABAI WD/O. MADHAV LOKHANDE AND ANR. Vs. SMT. TAI W/O. SURYABHAN RANGARI AND ANR.
LAWS(BOM)-2017-1-99
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on January 30,2017

Smt. Sonabai Wd/O. Madhav Lokhande And Anr. Appellant
VERSUS
Smt. Tai W/O. Suryabhan Rangari And Anr. Respondents

JUDGEMENT

- (1.) In view of notice for final disposal issued earlier, the appeal is heard finally.
(2.) The appellants who are the original plaintiffs are aggrieved by order dated 28.10.2015 passed by the Appellate Court rejecting the application for restoration of the appeal that was dismissed in default on 24.10.2002.
(3.) Regular Civil Suit No.64 of 1982 came to be filed by the predecessor of the appellants, which came to be dismissed on 23.10.1992. An appeal came to be filed by the original plaintiffs. This appeal was initially dismissed in default on 24.10.2002 and same was subsequently restored by order dated 31.7.2007. Initially costs of Rs.3,000/- came to be imposed which were subsequently enhanced by Rs.1,000/- on 4.5.2008. This appeal was again dismissed on 11.11.2010 and hence the present application was filed for its restoration.;


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