PARASANBAI DHANRAJ JAIN & ORS. Vs. SUNANDA MADHUKAR JADHAV
LAWS(BOM)-2017-11-176
HIGH COURT OF BOMBAY
Decided on November 10,2017

Parasanbai Dhanraj Jain And Ors Appellant
VERSUS
Sunanda Madhukar Jadav Respondents

JUDGEMENT

G.S.PATEL,J. - (1.) I have heard Mr Govilkar for some time for the Applicants ("Obstructionists"; "the Jains") on the Civil Revision Application, and, briefly, Mr Matkar for the Respondent, Sunanda Madhukar Jadhav ("Sunanda").
(2.) The Civil Revision Application is directed against an appellate order dated 3rd November 2015 in Appeal No. 239 of 2008. This appeal was in turn against a judgment dated 8th January 2008 in Obstructionist Notice No. 68 of 2005. That Obstructionist Notice came to be taken out in execution of an appellate decree passed on 10th March 2005 in Appeal No. 94 of 2001; and that arose against an order and judgment dated 27th July 2000 dismissing Sunanda's Ejectment Suit of 1992. Sunanda holds a decree from the appellate court in her eviction suit.
(3.) This is a three-cornered, or more accurately, four-cornered, contest. On the one hand, there are the landlords, one Bipinchandra Doshi along with two others ("landlords"; "Doshi and others") who own the property: Block No. 6, Second Floor, Sanghavi Mansion, 267, Jagannath Shankarseth Road, Girgaon, Mumbai 400;


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