PRAKASH PREMNATH GAIKWAD Vs. ROLF D SOUZA, ADULT, AGE NOT KNOWN, OCCUPATION SERVICE
LAWS(BOM)-2018-3-307
HIGH COURT OF BOMBAY
Decided on March 19,2018

Prakash Premnath Gaikwad Appellant
VERSUS
Rolf D Souza, Adult, Age Not Known, Occupation Service Respondents

JUDGEMENT

Shalini Phansalkar Joshi, J. - (1.) Rule. Rule is made returnable forthwith. Heard finally, at the stage of admission itself, by consent of Mr.Tungare, learned counsel for the Petitioner, and Mr.Marques, learned counsel for Respondent No.1.
(2.) By this Writ Petition, filed under Article 227 of the Constitution of India, the Petitioner is challenging the order dated 4th January 2017 passed by the Civil Judge Junior Division, Wada, below the Application at Exhibit-56 in Regular Civil Suit No.13 of 2012.
(3.) The Application at Exhibit-56 was moved by the present Petitioner, who is Defendant No.2 before the trial Court, with a request to set-aside 'evidence closed order' passed by the Court against him on 6th August 2016 at Exhibit-1.;


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