PHILFRAN TOURS AND TRAVELS SUJAY APARTMENTS THROUGH ITS PROPRIETOR, FRANCIS PEREIRA Vs. J P NUNES AND SONS TRANSPORT OPERATORS
LAWS(BOM)-2017-7-329
HIGH COURT OF BOMBAY
Decided on July 17,2017

Philfran Tours And Travels Sujay Apartments Through Its Proprietor, Francis Pereira Appellant
VERSUS
J P Nunes And Sons Transport Operators Respondents

JUDGEMENT

F.M. Reis, J. - (1.) Heard Mr. Talaulikar, learned Counsel appearing for the Appellant and Mr. Ramani, learned Counsel appearing for the Respondent.
(2.) Admit, on the following substantial question of law : (i) Whether the pendente lite interest awarded by the Courts below at the rate of 18% per annum is contrary and unreasonable in terms of Section 34 of the Civil Procedure Code ?
(3.) Heard forthwith with the consent of the learned Counsel. Learned Counsel appearing for the Respondent, waives service.;


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