M/S BHAGYALAXMI MAHILA SAHAKARI BANK LTD. Vs. SINDHUTAI GOVINDRAO JOSHI
LAWS(BOM)-2017-1-111
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on January 30,2017

M/S Bhagyalaxmi Mahila Sahakari Bank Ltd. Appellant
VERSUS
Sindhutai Govindrao Joshi Respondents

JUDGEMENT

- (1.) Heard learned Advocates for the respective parties.
(2.) Rule.
(3.) By consent, Rule is made returnable forthwith and the petition is taken up for final disposal.;


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