NATIONAL INSURANCE CO LTD, THROUGH ITS DIVISIONAL Vs. DHARMENDRA SAHA SON OF BHIKARI SAHA
LAWS(BOM)-2017-3-293
HIGH COURT OF BOMBAY
Decided on March 21,2017

National Insurance Co Ltd, Through Its Divisional Appellant
VERSUS
Dharmendra Saha Son Of Bhikari Saha Respondents

JUDGEMENT

F.M. Reis, J. - (1.) Heard Mr. U. R. Timble, learned Counsel appearing for the Appellant and Mr. Vibhav Amonkar, learned Counsel appearing for the Respondent no. 1.
(2.) Admit.
(3.) Heard forthwith with the consent of the learned Counsel. Learned Counsel appearing for the Respondents, waive service.;


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