GRAM PANCHAYAT KARLAYA, CHINCHGAVAN AND ANR. Vs. SHAIKH AMIR KHAJAMIYA
LAWS(BOM)-2017-2-42
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on February 13,2017

Gram Panchayat Karlaya, Chinchgavan And Anr. Appellant
VERSUS
Shaikh Amir Khajamiya Respondents

JUDGEMENT

RAVINDRA V.GHUGE, J. - (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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