SHRI SANDESH GAJMAL SHINDE, 12AAI, NAVASHAYA GANAPATI NAGAR, ANANDVALLI, GANGAPUR ROAD, NASHIK Vs. THE NASHIK MUNICIPAL CORPORATION, RAJIV GANDHI BHAVAN, NASHIK
LAWS(BOM)-2017-4-44
HIGH COURT OF BOMBAY (AT: STATE)
Decided on April 12,2017

Shri Sandesh Gajmal Shinde, 12Aai, Navashaya Ganapati Nagar, Anandvalli, Gangapur Road, Nashik Appellant
VERSUS
The Nashik Municipal Corporation, Rajiv Gandhi Bhavan, Nashik Respondents

JUDGEMENT

Ravindra V. Ghuge, J. - (1.) Rule. Rule is made returnable forthwith and heard finally by consent of the parties.
(2.) We have considered the strenuous submissions advanced by the learned senior Advocate appearing on behalf of the Petitioner and the learned Advocates appearing on behalf of the Respondents. With their assistance, we have gone through the record available.
(3.) Considering the grievance of the Petitioner and the issue before us, we are not required to advert to the entire submissions of the respective sides.;


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