UNION OF INDIA, REPRESENTED BY DR KALE Vs. MINEIRA NACIONAL LIMITADA
LAWS(BOM)-2017-8-242
HIGH COURT OF BOMBAY
Decided on August 07,2017

Union Of India, Represented By Dr Kale Appellant
VERSUS
Mineira Nacional Limitada Respondents

JUDGEMENT

C. V. Bhadang, J. - (1.) Rule, made returnable forthwith. The learned counsel for the respective respondents waive service. Heard finally by consent of parties.
(2.) Heard Shri Amonkar, the learned Central Government Standing counsel for the petitioners, Shri Bhobe, the learned counsel for respondent no.1 and Shri Rao, the learned counsel for the respondent nos. 3 and 4.
(3.) The petitioner/complainant is challenging the Judgment and order dated 9/3/2017 passed by the learned Sessions Judge, South Goa, at Margao whereby the learned Sessions Judge while dismissing the revision application has confirmed the order dated 10/8/2016 passed by the learned Magistrate refusing to discard the evidence of P.W.1 for permission to examine other witnesses.;


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