MEGHALAYA GLOBAL SERVICES LIMITED Vs. UNION OF INDIA
LAWS(MEGH)-2020-11-13
HIGH COURT OF MEGHALAYA
Decided on November 24,2020

Meghalaya Global Services Limited Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

H.S.Thangkhiew, J. - (1.) Mr. S. Jindal, learned counsel for the petitioner submits that in view of the order of the Hon'ble Supreme Court passed in Transfer Petition (Civil) Nos. 496-509 of 2020 dated 26th August, 2020, Union of India and Ors. v. Agricas LLP and Ors. Etc., he does not wish to press the instant matter any longer.
(2.) Dr. N. Mozika, learned ASG assisted by Mr. M.L. Nongpiur, learned counsel for the respondents also submitted that by this order at Para 48, the Hon'ble Supreme Court has observed that writ petitions filed by the intervenors before the respective High Courts shall stands dismissed in terms of the above decision. Pending application(s), if any, also stands disposed of in the above terms.
(3.) In view of the submission made by the learned counsel for the petitioner the matter stands dismissed as not pressed. Needless to add, this writ petition shall be governed by the directions as contained in Para-48 of the said judgment.;


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