DR. DILIP AMONKAR Vs. STATE OF GOA
LAWS(BOM)-2017-8-91
HIGH COURT OF BOMBAY
Decided on August 22,2017

Dr. Dilip Amonkar Appellant
VERSUS
STATE OF GOA Respondents

JUDGEMENT

PRITHVIRAJ K.CHAVAN, J. - (1.) Office objections in above Stamp Number Main No. 2213 of 2017 are waived.
(2.) Both the matters are taken up for final disposal and disposed of by a common judgment.
(3.) Heard.;


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