BILKISH HAMID INDRAPURWALLA Vs. DESIGNATED OFFICER ASST ENGINEER, & ORS
LAWS(BOM)-2018-6-126
HIGH COURT OF BOMBAY
Decided on June 22,2018

Bilkish Hamid Indrapurwalla Appellant
VERSUS
Designated Officer Asst Engineer, And Ors Respondents

JUDGEMENT

V.M. Deshpande, J. - (1.) Heard the learned counsel for the appellant and the respondents/Corporation. By consent of both the advocates, the case is taken up for final hearing.
(2.) Admit. Mrs. More waives service on behalf of respondents/Corporation for final disposal.
(3.) The cause of action arose in favour of the appellant to approach before this Court since, the learned Judge of the Trial Court on 8th May, 2018 refused to grant ad-interim relief as prayed in the draft notice of motion in L.C. Suit No. 1378 of 2018.;


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