UMA ASHISH GHATE Vs. ASHISH ANIL GHATE
LAWS(BOM)-2017-10-117
HIGH COURT OF BOMBAY
Decided on October 09,2017

Uma Ashish Ghate Appellant
VERSUS
Ashish Anil Ghate Respondents

JUDGEMENT

Shalini Phansalkar Joshi, J. - (1.) Rule. Rule made returnable forthwith.
(2.) Heard learned counsel for both the parties finally at the stage of admission itself.
(3.) By this Writ Petition, the Petitioner-wife is challenging the order dated 04/01/2016 passed by the Principal Judge, Family Court No.1, Pune, in P.A. No.746 of 2011. By the said order, the trial Court has rejected the Petitioner's application filed under Order 6 Rule 17 of the Civil Procedure Code (C.P.C.) for amendment of the petition.;


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