MR. SANJEEV TARCAR, SON OF LATE PADMANABH TARCAR Vs. ARMINIO RODRIGUES
LAWS(BOM)-2017-11-155
HIGH COURT OF BOMBAY (AT: GOA)
Decided on November 27,2017

Mr. Sanjeev Tarcar, Son Of Late Padmanabh Tarcar Appellant
VERSUS
Arminio Rodrigues Respondents

JUDGEMENT

- (1.) Rule made returnable forthwith. The learned Counsel for the respondents, waives service. Heard finally by consent of parties.
(2.) By this petition under Article 227 of the Constitution of India, the petitioner is challenging the order dated 19.09.2017, by which, an application (Exhibit-D/24), filed by the petitioner, seeking time to cross examine PW-1, has been dismissed.
(3.) A perusal of the impugned order shows that on two previous dates of hearing i.e. on 29.08.2017 and 11.09.2017, time was sought on behalf of the petitioner, which was granted with a stipulation that no further time shall be granted. Yet again, an application (Exhibit-D/24) was moved on behalf of the petitioner, seeking time on the ground that the Advocate has no instructions to cross examine the respondent (applicant before the Trial Court).;


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