MRS. ROSITA FERNANDES Vs. MR. INACIO PIEDADE FERNANDES, SON OF LATE ANTONIO FERNANDES
LAWS(BOM)-2017-9-319
HIGH COURT OF BOMBAY
Decided on September 20,2017

Mrs. Rosita Fernandes Appellant
VERSUS
Mr. Inacio Piedade Fernandes, Son Of Late Antonio Fernandes Respondents

JUDGEMENT

C.V. Bhadang, J. - (1.) Rule made returnable forthwith. The respondent no. 1 is the Cabeca de Casal and the only contesting party. Shri Vinod Korgaonkar, the learned Counsel, waives service for the respondent no. 1. Heard finally by consent of parties.
(2.) The petitioners are challenging the order dated 02.02.2015 and the subsequent order dated 03.09.2015, by which the Inventory Court has refused to review the earlier order dated 02.02.2015.
(3.) The petitioners are the interested parties, who filed an application (Exhibit-37), before the Inventory Court for the following reliefs:- (a) the delay in making the present application be condoned; (b) that the Cadeca de Casal be directed to furnish to the present interested parties copies of the documents mentioned in Statement on Oath i.e. Deed of Gift dated 04.02.1983, Document dated 04.03.1959 and Document dated 20.02.1961 and that the matter be thereafter fixed for objections against List of Assets, if any; (c) alternatively, an appraiser be appointed by this Hon'ble Court to appraise the List of Assets of the Estate Leavers.;


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