M/S GANGOTRI ENTERPRISES LTD. Vs. UNION OF INDIA & ORS.
LAWS(SC)-2016-5-2
SUPREME COURT OF INDIA (FROM: ALLAHABAD)
Decided on May 05,2016

M/S Gangotri Enterprises Ltd. Appellant
VERSUS
Union of India And Ors. Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) This appeal is filed against the final judgment and order dated 23.07.2012 of the High Court of Uttar Pradesh Judicature at Allahabad in F.A.F.O. No. 2930 of 2012 whereby the High Court dismissed the appeal filed by the appellant herein and upheld the order of District Judge which had refused to grant an interim injunction restraining encashing of the Bank Guarantee by the respondents herein.
(3.) In order to appreciate the issue involved in this appeal, which lies in a narrow compass, it is necessary to set out the relevant facts in brief infra.;


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