S.E.B.I. Vs. SAHARA INDIA REAL ESTATE CORPN. LTD. & OTHERS
LAWS(SC)-2016-4-126
SUPREME COURT OF INDIA
Decided on April 27,2016

S.E.B.I. Appellant
VERSUS
Sahara India Real Estate Corpn. Ltd. And Others Respondents

JUDGEMENT

- (1.) I.As. No. 164-165 of 2016: Learned counsel for the applicants submits that he has instructions to withdraw these applications as the claims made by the applicants stand fully satisfied. I.As. No. 164-165 of 2016 are accordingly dismissed as withdrawn. I.A No. 166 of 2016:
(2.) Heard.
(3.) By our Order dated 21.11.2013, we had directed that Sahara Group of Companies shall not part with any movable and immovable properties until further orders from this Court. That order has remained in force ever since. In the present application, the applicant seeks a clarification to the effect that the order afore-mentioned does not prevent the applicants from executing/enforcing the judgment dated 11.08.2015 passed by NCDRC against Sahara India Commercial Corporation Ltd. in Consumer Complaint No. 47 of 2009. We see no reason to decline that prayer.;


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