MR. VIJAY S. MACHINDAR Vs. MR. PUNEET JITENDRA SEJPAL AND ORS.
LAWS(BOM)-2017-9-9
HIGH COURT OF BOMBAY
Decided on September 04,2017

Mr. Vijay S. Machindar Appellant
VERSUS
Mr. Puneet Jitendra Sejpal And Ors. Respondents

JUDGEMENT

M.S.SONAK, J. - (1.) Not on board. In view of urgency, taken on production board.
(2.) Heard Mr. Dani, learned Senior Advocate for the petitioner and Mr. Naik, learned Senior Advocate for respondent No.1.
(3.) Rule. Rule is made returnable forthwith, with the consent of and at the request of learned counsel for the petitioner and respondent No.1 who is really the contesting respondent. Mr. Dani states that respondent Nos.2 and 3 have been duly served. Respondent Nos.2 and 3 have been impleaded in this matter because the orders made by them are under challenge.;


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