SUCHITA NEWAL GAWTE Vs. NEWAL VAIBHAV NAMDEORAO GAWATE
LAWS(BOM)-2017-1-57
HIGH COURT OF BOMBAY
Decided on January 19,2017

Suchita Newal Gawte Appellant
VERSUS
Newal Vaibhav Namdeorao Gawate 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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