JAGDISH Y CHOWGULE, SON OF LATE YESHWANTRAO DATTAJI CHOWGULE Vs. SULEKHABAI Y CHOWGULE, WIFE OF LATE YESHWANTRAO DATTAJI CHOWGULE
LAWS(BOM)-2017-11-383
HIGH COURT OF BOMBAY
Decided on November 28,2017

Jagdish Y Chowgule, Son Of Late Yeshwantrao Dattaji Chowgule Appellant
VERSUS
Sulekhabai Y Chowgule, Wife Of Late Yeshwantrao Dattaji Chowgule Respondents

JUDGEMENT

C.V. Bhadang, J. - (1.) On 03/10/2017, a notice for final disposal was issued in this case. I have heard Shri De Sa, the learned Counsel for the petitioners, Shri Thali, the learned Counsel for the respondent no.2 and Advocate Ms. Bhobe, holding for Ms. A. Rodricks, for respondent no.1(II).
(2.) The petitioners challenge the order dated 20/09/2017, by which the petitioners' (plaintiffs) evidence has been closed.
(3.) The petitioners had filed an application on 20/09/2017, stating that Advocate for the petitioners was under impression that there is a counterclaim in the suit and, therefore, the affidavit in evidence was required to be returned and therefore, sought adjournment.;


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