M/S. CLASSIC WORDROB Vs. SHRI RAJU DHONDU JADHAV
LAWS(BOM)-2017-4-266
HIGH COURT OF BOMBAY
Decided on April 11,2017

M/S. Classic Wordrob Appellant
VERSUS
Shri Raju Dhondu Jadhav Respondents

JUDGEMENT

K.K. Tated, J. - (1.) Heard learned counsel for parties.
(2.) By consent of both the parties the matter is taken on board for final disposal at the stage of admission itself.
(3.) Liberty is granted to the Petitioner to carry out amendments in prayer clause (a). Amendments to be carried out during the course of day.;


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