SANDESH SHASHIKANT NARVEKAR Vs. STATE OF MAHARASHTRA AND OTHERS
LAWS(BOM)-2017-3-168
HIGH COURT OF BOMBAY (AT: STATE)
Decided on March 20,2017

SANDESH SHASHIKANT NARVEKAR Appellant
VERSUS
State of Maharashtra and Others Respondents

JUDGEMENT

V.M.KANADE, J. - (1.) Heard Mr. Vinod Joshi, Mr. Vijay Thorat and Mr. Vishwajeet Kapse, the learned Counsel appearing for the petitioners in respective writ petitions and Mr. A.B. Vagyani, the learned Government Pleader appearing for the Respondent-State Government in all writ petitions.
(2.) The issue involved in the afore stated petitions is common, hence we propose to dispose of all these writ petitions by a common judgment.
(3.) Rule. Rule is made returnable forthwith by consent of the learned Counsel for the parties. The learned Government Pleader waives service.;


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