OIL AND NATURAL GAS CORPORATION LIMITED, DEHRADUN Vs. VIRENDRA SINGH AND ANOTHER
LAWS(UTN)-2001-3-21
HIGH COURT OF UTTARAKHAND
Decided on March 24,2001

Oil and Natural Gas Corporation Limited, Dehradun Appellant
VERSUS
Virendra Singh and another Respondents

JUDGEMENT

P.C. Verma, J. - (1.)Issue notice to the respondents.
(2.)In case the appellant deposits seventy-five percent (75%) of the amount as awarded, the further execution of the award shall remain stayed.
(3.)List after four weeks.
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