HATHIBHAI BULKHIDAS PVT LTD Vs. TATA CAPITAL FINANCIAL SERVICES LTD
LAWS(SC)-2016-1-128
SUPREME COURT OF INDIA
Decided on January 11,2016

Hathibhai Bulkhidas Pvt Ltd Appellant
VERSUS
Tata Capital Financial Services Ltd Respondents

JUDGEMENT

Anil R. Dave, J. - (1.) Leave granted.
(2.) Heard the learned Counsel for the Appellant and the learned Counsel appearing on caveat for the Respondent -Plaintiff.
(3.) Upon hearing the learned Counsel for the parties, we modify the impugned order to the effect that the Appellant should deposit 50% of the principal amount within eight weeks from today. 5. With the above directions, the appeal is disposed of as partly allowed with no order as to costs. 6. Pending application, if any, stands disposed of.;


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