JYOTI Vs. CHIEF EXECUTIVE OFFICER
LAWS(BOM)-2018-3-19
HIGH COURT OF BOMBAY
Decided on March 05,2018

JYOTI Appellant
VERSUS
CHIEF EXECUTIVE OFFICER Respondents

JUDGEMENT

R.M.BORDE, J. - (1.) Leave to add the Collector as party-respondent is granted. Amendment be carried out forthwith.
(2.) Assistant Government Pleader appears on behalf of the Collector.
(3.) Heard.;


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