RAM NAGAR TRUST NO.1 Vs. MEHTAB L. SHEIKH & ORS
LAWS(BOM)-2018-2-378
HIGH COURT OF BOMBAY
Decided on February 27,2018

Ram Nagar Trust No.1 Appellant
VERSUS
Mehtab L. Sheikh And Ors Respondents

JUDGEMENT

- (1.) Issues were framed on 26th September 2016 (KR Shriram J). The Plaintiffs were to file their list of witnesses, Evidence Affidavit and compilation by 24th October 2016. The 1st Defendant had already filed an affidavit of documents. The Plaintiffs state that their affidavit of documents was ready and would be filed in the registry. The matter was kept on 27th October 2016. On that date, the Plaintiffs applied for time to comply with these directions. The matter was stood over to 5th November 2016.
(2.) The Plaintiffs did nothing. Even today, they are in continued default. More than a year has passed. No application seems to have been made for an extension of time or for condonation of delay. Nothing at all has been filed.
(3.) Today, their advocate is instructed to ask for a week's time to comply.;


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