M/S RAVINDRA NARAYAN CHOUDHARI Vs. RASHTRIYA CHEMICALS AND FERTILIZERS LTD.
LAWS(BOM)-2017-7-19
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on July 06,2017

M/S Ravindra Narayan Choudhari Appellant
VERSUS
RASHTRIYA CHEMICALS AND FERTILIZERS LTD. Respondents

JUDGEMENT

MANGESH S.PATIL,J. - (1.) Rule. Rule is made returnable forthwith. Matter is heard finally with the consent of both the sides.
(2.) Affidavit-in-reply of the Chief Manager (Marketing), Aurangabad Regional Office of the Rashtriya Chemicals and Fertilizers Ltd. - first respondent, is taken on record.
(3.) Mr. Bagul for want of time states that the petitioner will proceed on the basis of denials. Meaning thereby, the petitioner does not admit any of the statements that are made in this affidavit-in-reply.;


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