SHAKTI NATH Vs. ALPHA TIGER CYPRUS INVESTMENT
LAWS(SC)-2020-6-24
SUPREME COURT OF INDIA
Decided on June 23,2020

Shakti Nath Appellant
VERSUS
Alpha Tiger Cyprus Investment Respondents

JUDGEMENT

- (1.)The present Misc. Application No. 929 of 2020 was earlier listed before this Court on 19.05.2020, when the Appellants were permitted to deposit Rs. 26,00,00,000/- (Rupees Twenty-Six Crores only) with the Registry of this Court by 21.05.2020.
With respect to the balance payment of Rs. 3,17,20,477/- (Rupees Three Crores Seventeen Lacs Twenty Thousand Four Hundred and Seventy-Seven only), an extension of two months' was granted to deposit the said amount in the Registry of this Court.

With respect to prayer (iv) of the Application, Notice was issued to the other parties.

(2.)In compliance with the Order dated 19.05.2020, the Appellants deposited Rs. 26,00,00,000 (Rupees Twenty-Six Crores only) on 20.05.2020 in the Registry of this Court.
(3.)The matter has now come up for hearing with respect to prayer (iv) which reads as under:
"(iv) Direct the Respondent Nos. 1 and 2 to sign and execute an appropriate share purchase agreement to effectuate the acquisition of M/s Good Living Infrastructure Pvt. Ltd. of the shares held by the Respondent Nos. 1 and 2 in the Respondent No. 3."

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