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High Court of Judicature at Bombay Vs. Shirish Kumar Rangrao Patil & ANR [1997] INSC 482 (30 April 1997)

D.P. WADHWA

ACT:

HEADNOTE:

O R D E R I agree that appeal be allowed and the writ petition filed by Respondent No.1 dismissed. However, with utmost respect at my command for my learned Brother I do not associate myself with the views expressed by him on corruption. If a certain matter is not relevant for decision on the issue in the case I would refrain from saying anything on that however strongly I may feel about it.

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