VIJAY DHONDIRAM GHADAGE Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2017-10-153
HIGH COURT OF BOMBAY
Decided on October 12,2017

Vijay Dhondiram Ghadage Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

Shalini Phansalkar Joshi, J. - (1.) Heard learned counsels for the petitioner and respondents.
(2.) Rule.
(3.) Rule made returnable forthwith with the consent of parties.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.