SMT. FAKRUNNISA BEGAM WD/O MIRZA Vs. SAYYAD ALI HASAN S/O MIR HAIDAR ALI
LAWS(BOM)-2017-11-203
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on November 03,2017

Smt. Fakrunnisa Begam Wd/O Mirza ... Appellant
VERSUS
Sayyad Ali Hasan S/O Mir Haidar Ali ... Respondents

JUDGEMENT

Z.A.HAQ,J. - (1.) Heard.
(2.) Rule. Rule made returnable forthwith.
(3.) The petitioners / original plaintiffs have challenged the order passed by the trial Court by which the application (Exh. No.56) filed by the defendants is allowed and the defendants are permitted to amend the written statement by deleting the word "not" from last sentence of paragraph No.1 of additional statement.;


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