DR. MISS MINAL SHELKE @ DR. MINAL W/O ANAND PATIL Vs. THE MEDICAL OFFICER & APPROPRIATE AUTHORITY, NANDED WAGHALA MUNICIPAL CORPORATION, OPPOSITE NANA NANI PARK SHIVAJINAGAR, NANDED DIST. NANDED
LAWS(BOM)-2017-2-297
HIGH COURT OF BOMBAY
Decided on February 24,2017

Dr. Miss Minal Shelke @ Dr. Minal W/O Anand Patil Appellant
VERSUS
The Medical Officer And Appropriate Authority, Nanded Waghala Municipal Corporation, Opposite Nana Nani Park Shivajinagar, Nanded Dist. Nanded Respondents

JUDGEMENT

S.B. Shukre, J. - (1.) Rule. Rule made returnable forthwith.
(2.) Heard finally by consent of learned counsel for the respective parties.
(3.) These petitions challenge the order of the competent authority in refusing to receive application for renewal of license to run ultra sound sonography clinic of petitioners.;


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