MURLIDHAR MAKDU SAPKALE Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2017-11-377
HIGH COURT OF BOMBAY
Decided on November 24,2017

Murlidhar Makdu Sapkale Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

Ravindra V. Ghuge, J. - (1.) Since both these Petitions are identical and since the petitioners are identically placed, we have taken up both these matters together for hearing.
(2.) The petitioners in Writ Petition No.2786/2008 have put-forth prayer Clauses 26-B, C & D, which read as under :- JUDGEMENT_377_LAWS(BOM)11_2017_1.html
(3.) The petitioners in Writ Petition No.2882/2008 have put-forth prayer Clauses 25-B, C & D, which read as under :- JUDGEMENT_377_LAWS(BOM)11_2017_2.html;


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