M/S. BRAHMOS AEROSPACE PRIVATE LIMITED Vs. THE STATE OF MAHARASHTRA
LAWS(BOM)-2017-1-31
HIGH COURT OF BOMBAY
Decided on January 10,2017

M/S. Brahmos Aerospace Private Limited Appellant
VERSUS
THE STATE OF MAHARASHTRA Respondents

JUDGEMENT

S.C.DHARMADHIKARI,J. - (1.) Heard both sides.
(2.) Leave to amend the writ petition by incorporating the proposed/draft amendment is granted. We are of the view that the amended paras do not raise any new factual issue. Therefore, the writ petition can be amended in terms of the draft amendment. For the reasons indicated hereinafter, we do not deem it necessary to go into the pleas of both sides on these amended paragraphs.
(3.) Rule. Respondents waive service.;


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