BARAK VALLEY CEMENT LTD. Vs. UNION OF INDIA & ORS.
LAWS(SC)-2020-4-76
SUPREME COURT OF INDIA
Decided on April 22,2020

Barak Valley Cement Ltd. Appellant
VERSUS
Union of India And Ors. Respondents

JUDGEMENT

M.R.SHAH,J. - (1.)Both these petitions arise out of the Interlocutory Order passed by the High Court of Guwahati in Writ Petition No. 1153/2013 and Writ Petition No. 1151/2013, by which the High Court has refused to grant the relief as prayed for. It is reported that subsequently by the common judgment and order dated 20/11/2014, the High Court has disposed of the main Writ Petition Nos. 1153 of 2013 and 1151 of 2013 also, and the final judgment and Orders have also been challenged in the group of matters being Civil Appeal @ SLP (c) No. 19386/2015 and Civil Appeal @ SLP (c) No. 27046/2015, both these petitions stand dismissed as having become infructuous.
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