PUNAM WANG KHEM SING BHATIA Vs. MANIPUR INDUSTRIAL DEVELOPMENT CORPORATION LTD
LAWS(DR)-2006-9-9
DEBTS RECOVERY APPELLATE TRIBUNAL
Decided on September 22,2006

Appellant
VERSUS
Respondents

JUDGEMENT

Arunabha Barua, - (1.) THE matter relates to an application under Section 5 of the Limitation Act for condonation of delay in filing the instant appeal and an application under Section 21 of the RDDBFI Act, 1993.
(2.) Let us take up the application under Section 5 of the Limitation Act. The impugned order is dated 17th February, 2004 by DRT, Guwahati, and the appeal was filed on 16th November, 2005.
(3.) APPARENTLY, there has been a long delay in filing this appeal by the appellant, Mrs. Punam Wang Khem Singh Bhatia.;


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