KARNATAKA POWER TRANS. CORPORATION LTD. Vs. SOUTH INDIAN SUGAR MILLS ASS AND ORS.
LAWS(SC)-2016-1-129
SUPREME COURT OF INDIA
Decided on January 21,2016

Karnataka Power Trans. Corporation Ltd. Appellant
VERSUS
South Indian Sugar Mills Ass And Ors. Respondents

JUDGEMENT

- (1.) Civil Appeal No. 5430 of 2007 1. It has come out that the plant and machinery owned by the respondent has already been sold in auction and, therefore, nothing survives in this appeal.
(2.) Therefore, this appeal is disposed of as having been rendered infructuous, in view of the intervening developments. However, the question of law is kept open.
(3.) Needless to say, nothing further remains to be done by the Commission in this case. There shall be no order as to costs. Civil Appeal No. 5429 of 2007;


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