FOMENTO RESORTS AND HOTELS LIMITED Vs. NOVEX COMMUNICATION PRIVATE LIMITED
LAWS(BOM)-2017-7-285
HIGH COURT OF BOMBAY
Decided on July 26,2017

FOMENTO RESORTS AND HOTELS LIMITED Appellant
VERSUS
Novex Communication Private Limited Respondents

JUDGEMENT

F.M. Reis, J. - (1.) Heard Mr. J. E. Coelho Pereira, learned Senior Counsel appearing for the appellant and Mr. N. Pai, learned counsel appearing for the respondent.
(2.) The office objection stands waived and the Registry is accordingly directed to register the above appeal.
(3.) Admit.;


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