IDEAL JAWA (INDIA) PVT. LTD. Vs. SHRI V. GOVINDRAJ
LAWS(SC)-1982-8-17
SUPREME COURT OF INDIA
Decided on August 13,1982

Ideal Jawa (India) Pvt. Ltd. Appellant
VERSUS
Shri V. Govindraj Respondents

JUDGEMENT

- (1.) Counsel for Appellant states that the matter has been settled and compromised. The compromise has been filed in the connected appeal. In view of this, appeal is disposed of as not pressed.;


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