RAM CHANDER Vs. UNION OF INDIA
LAWS(SC)-2016-7-104
SUPREME COURT OF INDIA
Decided on July 12,2016

RAM CHANDER Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

ANIL R.DAVE, J. - (1.) Heard the learned counsel for the parties.
(2.) Leave granted.
(3.) It is submitted that the facts of the case on hand are covered by the judgment delivered by this Court in the case of Impulse India P.Ltd. vs. Union of India & Anr. in Civil Appeal No. 2091 of 2014 dated 13th February, 2014.;


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