GAMMON ENGINEERS AND CONTRACTORS PRIVATE LIMITED Vs. LANCO TEESTA HYDRO POWER LIMITED
LAWS(SIK)-2021-1-6
HIGH COURT OF SIKKIM
Decided on January 30,2021

Gammon Engineers And Contractors Private Limited Appellant
VERSUS
Lanco Teesta Hydro Power Limited Respondents

JUDGEMENT

MEENAKSHI MADAN RAI,J. - (1.) Learned Counsel for the Petitioner has filed I.A. No.02 of 2021 which is an application seeking to withdraw the instant Writ Petition.
(2.) Heard Learned Counsel for the Petitioner. He submits that the Petitioner seeks to continue maintaining good relations with the Respondents and they do not seek to pursue the instant matter. That they may be allowed to withdraw the Writ Petition.
(3.) The prayer for withdrawal of the Writ Petition is not objected to by Learned Counsel for the Respondents No.1 and 2.;


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