PRABHU VITHOBAJI LENDE Vs. HARDIK DEEPAKBHAI PAREKH
LAWS(BOM)-2017-4-69
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on April 10,2017

PRABHU VITHOBAJI LENDE Appellant
VERSUS
HARDIK DEEPAKBHAI PAREKH Respondents

JUDGEMENT

Z.A.HAQ,J. - (1.) n response to the notice issued by this Court on 20062016 none appeared for the respondent/ defendant and therefore, this Court issued notice for final disposal on 24102016. The matter was placed before the Court on 19122016 with the office note that notice of respondent was not served. On 19122016 this Court directed fresh notice of final disposal to the respondent. Though the respondent is served, there is no appearance on his behalf. Heard Shri A.C. Dharmadhikari, Advocate for the petitioner.
(2.) Rule. Rule made returnable forthwith.
(3.) The original plaintiff has challenged the order passed by the trial Court on application filed by him praying that the defence of defendant be struck off for not complying with the order passed by the trial Court on application (Exhibit No.30) on 27112015. By the impugned order, the trial Court granted a week's time to the defendant to comply with the order passed on 27112015 and deposit the arrears of rent, failing which it is directed that the defence of the defendant can be struck off.;


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