HINDUSTAN PETROLEUM CORPORATION LIMITED Vs. SADIQ ALI ABDULLA MERCHANT AND ORS.
LAWS(BOM)-2017-10-11
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on October 10,2017

HINDUSTAN PETROLEUM CORPORATION LIMITED Appellant
VERSUS
Sadiq Ali Abdulla Merchant And Ors. Respondents

JUDGEMENT

M.S.SONAK,J. - (1.) Heard Mr. G.S. Godbole, learned counsel instructed by Ms Pallavi Dabholkar, learned counsel for the applicant in Civil Revision Application Nos. 175 and 176 of 2014, Ms Neha Bhide, learned counsel for the applicant in Civil Revision Application Nos. 169 and 170 of 2014 and Mr. Y.V. Sanglikar, learned counsel for the respondents in each of the revision applications.
(2.) Learned counsel for the parties agree that the issues involved in each of these revision applications are identical and therefore, the same may be disposed of by common order by treating Civil Revision Application No. 176 of 2014 as the lead matter.
(3.) Rule, in each of the civil revision applications. With the consent of and at the request of learned counsel for the parties, Rule in each of the civil revision applications is made returnable forthwith.;


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