MOHD. MUKHTAR MOHD. WAKARODDIN Vs. THE STATE OF MAHARASHTRA & ANR.
LAWS(BOM)-2017-3-151
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on March 10,2017

Mohd. Mukhtar Mohd. Wakaroddin Appellant
VERSUS
The State of Maharashtra And Anr. Respondents

JUDGEMENT

Ravindra V. Ghuge, J. - (1.) Since, respondent No.1 State was not a party to Complaint (ULP) No. 45 of 2007 and Revision (ULP) No.54 of 2011, filed by the petitioner, there is no necessity for impleading it as a respondent in these proceedings. As such, respondent No.1 shall stand deleted.
(2.) Heard learned Advocates for the respective parties.
(3.) Rule.;


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