MIR SONS CONSTRUCTION PVT. LTD. Vs. UNION OF INDIA
LAWS(J&K)-2020-11-18
HIGH COURT OF JAMMU AND KASHMIR
Decided on November 03,2020

Mir Sons Construction Pvt. Ltd. Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

Tashi Rabstan,J. - (1.)Mr. Vikas Magotra, learned counsel for the appellant submits that he does not want to press this appeal, as the same has been rendered infructuous. His statement is taken on record.
(2.)In view of the statement made by learned counsel for the appellant, this appeal along with connected applications, is dismissed.
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