BARINDRA OVERSEAS PRIVATE LTD Vs. SHILPA SHARES AND SECURITIES
LAWS(BOM)-2018-6-75
HIGH COURT OF BOMBAY
Decided on June 13,2018

Barindra Overseas Private Ltd Appellant
VERSUS
Shilpa Shares And Securities Respondents

JUDGEMENT

R. D. Dhanuka, J. - (1.) By these two petitions filed under Article 227 of the Constitution of India, the petitioners have impugned the order dated 20th May, 2013 and the order of condonation of delay dated 17th January, 2012 passed by the learned Divisional Joint Registrar, Co-operative Societies, Mumbai Division, the respondent no. 5 herein thereby allowing the revision application filed by the respondent nos. 1 to 3 and condoning the delay in filing the revision application.
(2.) By consent of parties, both the matters were heard together and are being disposed off by a common order.
(3.) Some of the relevant facts for the purpose of deciding these petitions are as under :-;


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