PUNJAB STATE ELECTRICITY BOARD Vs. VEE KAY GENERAL INDUSTRIES
LAWS(DLH)-2007-8-228
HIGH COURT OF DELHI
Decided on August 06,2007

PUNJAB STATE ELECTRICITY BOARD Appellant
VERSUS
Vee Kay General Industries Respondents

JUDGEMENT

PRADEEP NANDRAJOG, J. - (1.) ON 11.7.2007, arguments were concluded in the above captioned petition. Learned Counsel for the petitioner had desired to file brief synopsis with decisions. Two weeks' time was granted to learned Counsel for doing the needful.
(2.) NEITHER synopsis nor relied upon judgments have been filed. Two weeks have elapsed.
(3.) A short issue arises for consideration in the instant petition.;


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