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Digamber Dattatraya Deshpande Vs. Savitribai Dattatraya Deshpande and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtSupreme Court of India
Decided On
Judge
Reported in1989Supp(1)SCC250
AppellantDigamber Dattatraya Deshpande
RespondentSavitribai Dattatraya Deshpande and ors.
Excerpt:
- oza, j.1. in the light of our judgment delivered in civil appeal no. 1866/77 we see no reason to entertain this appeal. it is therefore dismissed. no order as to costs.
Judgment:

Oza, J.

1. In the light of our judgment delivered in Civil Appeal No. 1866/77 we see no reason to entertain this appeal. It is therefore dismissed. No order as to costs.


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