MSN ENTERPRISE Vs. A2Z INFRA ENGINEERING LTD.
LAWS(MEGH)-2021-2-20
HIGH COURT OF MEGHALAYA
Decided on February 12,2021

Msn Enterprise Appellant
VERSUS
A2z Infra Engineering Ltd. Respondents

JUDGEMENT

H.S.THANGKHIEW,J. - (1.) The instant review application has been filed seeking review of the order dated 18.01.2021 passed by this Court in MC (CRP) No. 1 of 2021, wherein the review petitioner herein was the respondent/opposite party.
(2.) Perused the petition, the grounds as set forth therein concerns only matters that give rise to disputed facts which are not relevant at this stage nor disclose any ground justifying review of the order dated 18.01.2021. There being no substance or merit in the instant review application, the same is accordingly dismissed.
(3.) The parties however are at a liberty to place any material factual or otherwise before the trial court. Any observation made by this Court in the said MC (CRP) No. 1 of 2021 and in the instant application, shall not influence the trial court in arriving at any finding.;


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