BOMBAY DIOCESAN TRUST ASSOCIATION PVT. LTD.& ORS. Vs. REV. DR. P.B. AMOLIK & ORS.
LAWS(BOM)-2017-6-143
HIGH COURT OF BOMBAY
Decided on June 14,2017

Bombay Diocesan Trust Association Pvt. Ltd.And Ors. Appellant
VERSUS
Rev. Dr. P.B. Amolik And Ors. Respondents

JUDGEMENT

M.S.SONAK, J. - (1.) Heard learned counsel for the parties. At their request and with their consent these matters are disposed of by common judgment and order.
(2.) Even otherwise, the challenge in each of the appeals is to the judgment and order dated 30 October 2015 made by the City Civil Court, Mumbai in appeals under section 41D (5) of the Maharashtra Public Trusts Act, 1950 (MPT Act), which is a common order disposing of the two appeals which were numbered as Charity Application Nos.1 and 2 of 2013. Writ Petition No. 12089 of 2015 is instituted by James Baker and another, who were respondents in the appeals before the Civil Court, Mumbai and who claimed to be aggrieved by certain observations in the impugned judgment and order dated 30 October 2015, even though, they have no grievance as regards the final outcome, i.e., dismissal of the two appeals by the Civil Court, Mumbai. In such circumstances, it is only appropriate that the appeals and the writ petition are considered and disposed of by common judgment and order.
(3.) First Appeal Nos.1327 of 2015 and 1328 of 2015 have been instituted by the following appellants: 1] The Bombay Diocesan Trust Association Pvt. Ltd.; 2] Vipul Rawade 3] Kishore Pendurkar 4] Sunil Rawade ;


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