VINOD KUMAR MATHURSEVA MALVIA Vs. MAGANLAL MANGALDAS GAMETI
LAWS(SC)-2006-2-15
SUPREME COURT OF INDIA (FROM: GUJARAT)
Decided on February 24,2006

VINOD KUMAR MATHURSEVA MALVIA Appellant
VERSUS
MAGANLAL MANGALDAS GAMETI Respondents


Referred Judgements :-

CHURCH OF NORTH OF INDIA VS. LAVAJIBHAI RATANJIBHAI [REFERRED TO]



Cited Judgements :-

Lakhanpuri @ Sonu Baba S/o Daulatpuri VS. State of M.P. [LAWS(MPH)-2007-4-97] [REFERRED TO]
MOST REV. JOHN AUGUSTINE INRE VS. CHRIST CHURCH MCCONAGHY SCHOOL SOCIETY LUCKNOW [LAWS(ALL)-2022-7-53] [REFERRED TO]
SHIRISH CHRISTIAN VS. MAGANLAL MANGALDAS GAMEET [LAWS(GJH)-2012-4-249] [REFERRED TO]


JUDGEMENT

- (1.)Leave granted.
(2.)This appeal is directed against the judgments and orders dated 06-10-2005 and 10-10-2005 passed by a learned Single Judge of the High Court of Gujarat at Ahmedabad in first Appeal No. 988 of 2005 whereby and whereunder the appeal preferred by the appellants herein from a judgment and decree dated 07-04-2005 passed by the Extra Assistant judge, was dismissed.
(3.)The basic fact of the matter is not in dispute.


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