M/S.JEWELLERS KHANNA SONS Vs. NARESH MITTAL
LAWS(SC)-2016-5-59
SUPREME COURT OF INDIA (FROM: PUNJAB & HARYANA)
Decided on May 09,2016

M/S.Jewellers Khanna Sons Appellant
VERSUS
Naresh Mittal Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) The appellant is before this Court, aggrieved by an interim order passed by the High Court of Punjab and Haryana at Chandigarh in Civil Revision Petition No. 6863 of 2009, whereby the High Court fixed the mesne profits at the rate of Rs. 1,00,000/- per month by way of interim measure.
(3.) When the matter came up before this Court, an interim order was passed on 20.09.2013 staying the impugned order on condition that the appellant deposits an amount of Rs. 50,000/- per month with effect from 24.09.2009. However, it is pointed out by Mr. Dhruv Mehta, learned senior counsel appearing for the petitioner, that the actual application for enhancement of mesne profits was dated 19.12.2011.;


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