T. KALPANA Vs. THOTA ANJANEYULU
LAWS(NCD)-2021-2-17
NCDRC
Decided on February 04,2021

T. Kalpana Appellant
VERSUS
Thota Anjaneyulu Respondents

JUDGEMENT

Dinesh Singh,J. - (1.) Taken up through video conferencing.
(2.) Learned counsel for the appellant submits that this first appeal no. 66 of 2021 has been filed in challenge to the Order dated 03.07.2010 of the State Commission in C. C. No. 328 of 2014.
(3.) He further submits that first appeal no. 36 of 2021 has also been filed against the same Order dated 03.07.2020 of the State Commission in C.C. No. 328 of 2014. Permission has been granted by this Commission to include the appellant herein as the appellant no. 3 in the said first appeal no. 36 of 2021 as well as to add to the memorandum of appeal in first appeal no. 36 of 2021 to include the contentions and grounds of the appellant herein.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.