STATE BANK OF INDIA Vs. EDC LTD. & ORS.
LAWS(BOM)-2017-9-59
HIGH COURT OF BOMBAY (AT: PANAJI)
Decided on September 27,2017

STATE BANK OF INDIA Appellant
VERSUS
Edc Ltd. And Ors. Respondents

JUDGEMENT

C.V.BHADANG,J. - (1.) Rule made returnable forthwith. The learned counsel for the contesting respondent no.1 waives service. Notice of rule on the other respondents is dispensed with. Heard finally by consent.
(2.) The learned counsel for the petitioner seeks leave to delete respondent no.2 (b) from the record. Leave to delete is granted at the risk of the petitioner. Necessary correction to be carried out forthwith.
(3.) All these petitions involve a common and connected question and they can be disposed off by this common order.;


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