STATE OF GOA Vs. MRS. METZI CARDOZO
LAWS(BOM)-2017-8-203
HIGH COURT OF BOMBAY
Decided on August 07,2017

STATE OF GOA Appellant
VERSUS
Mrs. Metzi Cardozo Respondents

JUDGEMENT

Prithviraj K Chavan, J. - (1.) Heard.
(2.) Admit.
(3.) Mr. S. Redkar, learned Counsel waives notice on behalf of the respondents.;


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