KASHILAL MEGOTIA Vs. GUJARAT CO-OPERATIVE MILK MARKETING FEDERATION
LAWS(CAL)-2019-7-85
HIGH COURT OF CALCUTTA
Decided on July 10,2019

Kashilal Megotia Appellant
VERSUS
Gujarat Co-Operative Milk Marketing Federation Respondents

JUDGEMENT

Biswanath Somadder, J. - (1.) At the time of hearing, learned advocates representing the parties submit that ultimately, the issue before this Court has been settled amicably, in terms of a final settlement signed by both the parties/their representatives.
(2.) A letter dated 4th July, 2019, has also been issued in favour of the learned advocate, Indranil Chandra, by the appellant no. 1, wherefrom it appears that the learned advocate has been authorized to take bank drafts and sign on behalf of the appellant no. 1 as per the terms of settlement.
(3.) Let both the documents handed over to the Court be kept on record.;


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