SANJAY RAGHUNATH KHAIRNAR Vs. THE DIVISIONAL COMMISSIONER
LAWS(BOM)-2017-1-85
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on January 24,2017

Sanjay Raghunath Khairnar Appellant
VERSUS
The Divisional Commissioner Respondents

JUDGEMENT

- (1.) Heard learned Advocates for the respective parties.
(2.) Rule.
(3.) By consent, Rule is made returnable forthwith and the petition is taken up for final disposal.;


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