SMT. NEELA PRABHUBHAI RATHOD Vs. VASUDEOBHAI JADAOJI RATHOD
LAWS(BOM)-2017-11-184
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on November 02,2017

Smt. Neela Prabhubhai Rathod Appellant
VERSUS
Vasudeobhai Jadaoji Rathod ... Respondents

JUDGEMENT

Z.A.HAQ,J. - (1.) Both these petitions can be disposed of by common judgment as same points are involved in both the petitions.
(2.) Heard learned advocates for the respective parties.
(3.) RULE. Rule made returnable forthwith.;


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