REKHASINGH CHARANSINGH SANDHU Vs. VIMALBAI PUNDALIK CHAVAN
LAWS(BOM)-2017-6-21
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on June 08,2017

Rekhasingh Charansingh Sandhu Appellant
VERSUS
Vimalbai Pundalik Chavan Respondents

JUDGEMENT

- (1.) Heard the learned Advocates for the respective parties.
(2.) Rule.
(3.) By consent, Rule is made returnable forthwith and the petition is taken up for final disposal.;


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