IMR METALLURGICAL RESOURCES & ANR. Vs. HINDUSTAN NEWSPRINT
LAWS(CAL)-2019-12-176
HIGH COURT OF CALCUTTA
Decided on December 23,2019

Imr Metallurgical Resources And Anr. Appellant
VERSUS
Hindustan Newsprint Respondents

JUDGEMENT

MOUSHUMI BHATTACHARYA,J. - (1.) This matter has been kept today for learned counsel for the defendant to clarify as to the scope of the order passed by the NCLT on 28th November, 2019.
(2.) Learned counsel for the defendant submits at the outset that counsel has not been able to obtain clarification as has been directed by the last order.
(3.) Learned counsel for the plaintiff raises three points with reference to the order passed by the NCLT, Kochi Bench.;


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