MASTER NITIN GOEL Vs. RAJ SYNTHETIC POLYCHEM LIMITED
LAWS(DLH)-2007-2-57
HIGH COURT OF DELHI
Decided on February 08,2007

MASTER NITIN GOEL Appellant
VERSUS
RAJ SYNTHETIC POLYCHEM LIMITED Respondents

JUDGEMENT

Anil Kumar, J. - (1.) These are the applications for setting aside the order of dismissal dated 11th July, 2006 dismissing CA No.633/2005 of the applicant in default as no one was present and for condonation of delay in filing the application for setting aside the order of default dated 11th July, 2006.
(2.) The applicant contended that she is the widow of late Shri Mukesh Chhabra and she has been living at Calcutta and it is difficult for her to look after and pursue her case from time to time.
(3.) The applicant contended that her application being CA No.633 of 2005 for review/modification of order dated 16th November, 2004 was listed on 31st March, 2006. " However, the the counsel could not appear on that date on her behalf as she had missed noting it in her diary and the application was renotified for 11th July, 2006.;


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