MUNICIPAL CORPORATION OF GR. MUMBAI Vs. TRIPAT CHAMANLAL OBEROI AND OTHERS
LAWS(BOM)-2017-1-248
HIGH COURT OF BOMBAY
Decided on January 19,2017

MUNICIPAL CORPORATION OF GR. MUMBAI Appellant
VERSUS
Tripat Chamanlal Oberoi And Others Respondents

JUDGEMENT

ANOOP V.MOHTA,J. - (1.) Taken out from the final hearing board.
(2.) Heard finally, by consent of the parties.
(3.) As impugned order dated 23rd March, 2005 is common, the challenge and counter challenge are raised on the respective grounds and as the facts and issues are common, therefore, we are disposing of both these Appeals, by this judgment.;


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