ARMANDO BARRETO, S/O LATE ROQUE BARRETTO Vs. STATE OF GOA, THROUGH CHIEF SECRETARY, GOVERNMENT OF GOA
LAWS(BOM)-2017-6-236
HIGH COURT OF BOMBAY
Decided on June 08,2017

Armando Barreto, S/O Late Roque Barretto Appellant
VERSUS
State Of Goa, Through Chief Secretary, Government Of Goa Respondents

JUDGEMENT

F.M. Reis, J. - (1.) Heard Mr. J. Lobo, learned Counsel for the petitioner, Mr. D. Lawande, learned Advocate General for the respondent nos.1 to 3 and Mr. Nigel Costa Frias, learned Counsel for the respondent no.5.
(2.) Rule. Heard forthwith with the consent of the learned Counsel appearing for the parties.
(3.) The learned Advocate and Addl. Govt. Advocate waive notice on behalf of the respective respondents.;


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