KULDEEP SINGH Vs. RAJINDER KUMAR
LAWS(SC)-2016-10-57
SUPREME COURT OF INDIA
Decided on October 20,2016

KULDEEP SINGH Appellant
VERSUS
RAJINDER KUMAR Respondents

JUDGEMENT

KURIAN, J. - (1.) Leave granted.
(2.) The appellant is aggrieved by the order dated 17.03.2016 passed by High Court of Delhi in CM(M) 321/2015.
(3.) As per the said impugned order, the High Court rejected the application filed by the appellant under Order 7 Rule 11 of the Code of Civil Procedure (CPC) for dismissal of Civil Suit No.1428/1981 renumbered as Civil Suit No.903/2011.;


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