HARESH ADVANI Vs. SURAJ JAGTIANI
LAWS(BOM)-2017-9-343
HIGH COURT OF BOMBAY
Decided on September 21,2017

Haresh Advani Appellant
VERSUS
Suraj Jagtiani Respondents

JUDGEMENT

S.C.Dharmadhikari, J. - (1.) This appeal challenges the judgment and order of learned Single Judge dated 24th April 2015 passed in Arbitration Petition No.846 of 2014.
(2.) Admit. Paper book dispensed with. The learned Advocate for respondent waives service. With the consent of parties, this appeal is disposed off finally by this judgment.
(3.) The short facts necessary to appreciate the arguments of learned Senior Advocate appearing for the appellant and that in reply of learned counsel appearing for the respondent, are set out in the following paragraphs.;


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