M/S.HARMAN OVERSEAS, A PARTNERSHIP FIRM Vs. DONGGUAN TR BEARING COMPANY LIMITED
LAWS(BOM)-2017-8-55
HIGH COURT OF BOMBAY
Decided on August 04,2017

M/S.Harman Overseas, A Partnership Firm Appellant
VERSUS
Dongguan Tr Bearing Company Limited Respondents

JUDGEMENT

A.S.OKA,J. - (1.) Appeal No.340 of 2015 has been preferred by the Defendants in Suit No.674 of 2014 for challenging the order dated 27 th April 2015 granting leave under Clause XIV of the Letters Patent.
(2.) The first Defendant for challenging the order dated 14 th January 2015 granting leave under Clause XIV of the Letters Patent in Suit (L) NO.1067 of 2014.
(3.) It has been preferred by the Defendant in Suit No.42 of 2014 by which the order dated 29 th January 2015 passed by the learned Single Judge is impugned. By the said order, leave under Clause XIV of the Letters Patent was granted.;


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