LAXMI B. METKARI Vs. EXECUTIVE ENGINEER NORTH MUMBAI DIVISION
LAWS(BOM)-2017-12-122
HIGH COURT OF BOMBAY
Decided on December 15,2017

Laxmi B. Metkari Appellant
VERSUS
Executive Engineer North Mumbai Division Respondents

JUDGEMENT

SHALINI PHANSALKAR.JOSHI, J. - (1.) Rule. Rule made returnable forthwith. Heard finally with consent of learned counsel for both the parties.
(2.) By this Writ Petition filed under Article 227 of the Constitution of India, the Petitioner is challenging the judgment and order dated 14th September, 2017 passed by Principal Judge, City Civil Court, Mumbai in Misc. Appeal No.74 of 2017 filed under Section 7 of Bombay Government Premises (Eviction) Act, 1955 and the order dated 9th October, 2017 passed in Review Petition No.23 of 2017.
(3.) By the first order, learned Appellate Court has confirmed the order of eviction passed by the Competent Authority and by the second order, it has dismissed the Review Petition filed by the Petitioner.;


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