M/S. RELIANCE ENTERPRISES Vs. MOHAMAD NAIEM SHAIKH
LAWS(BOM)-2017-9-224
HIGH COURT OF BOMBAY
Decided on September 20,2017

M/S. Reliance Enterprises Appellant
VERSUS
Mohamad Naiem Shaikh Respondents

JUDGEMENT

M.S.SONAK, J. - (1.) Mr. Godbole, learned counsel for the petitioners, in each of the petitions, craves leave to delete respondent Nos.2 to 4. Leave is granted. Amendment to be carried out forthwith.
(2.) Heard learned counsel for the parties.
(3.) Rule. With the consent of and at the request of learned counsel for the parties, Rule is made returnable forthwith.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.