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Abhishek Shukla vs Bank Of Maharashtra on 1 April, 2015

Madhya Pradesh High Court
Abhishek Shukla vs Bank Of Maharashtra on 1 April, 2015
                            WP-4830-2014
                 (ABHISHEK SHUKLA Vs BANK OF MAHARASHTRA)
01-04-2015
Parties through their counsel.

      I.A. No. 5707/2014

        This application has been filed by the respondent No. 3. Let

notice of this application be filed by the appellant within two weeks.

List this application for disposal after two weeks.

In case the respondent No. 3 has already taken the possession then
the order of status quo will not disturb the possession. The order is
therefore modified to their extent.

(MOOL CHAND GARG)
JUDGE

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