SAGUFA AHMED AND OTHERS Vs. UPPER ASSAM PLYWOOD PRODUCTS PVT. LTD.
LAWS(SC)-2020-9-29
SUPREME COURT OF INDIA
Decided on September 18,2020

Sagufa Ahmed And Others Appellant
VERSUS
Upper Assam Plywood Products Pvt. Ltd. Respondents





Cited Judgements :-

BHARAT KALRA VS. RAJ KISHAN CHABRA [LAWS(DLH)-2021-8-6] [REFERRED TO]
IRCON INTERNATIONAL LIMITED VS. KAMAL BUILDERS [LAWS(DLH)-2022-6-51] [REFERRED TO]
DEEPAK VS. RAMESH SETHI [LAWS(DLH)-2022-4-260] [REFERRED TO]
HT MEDIA LIMITED VS. BRAINLINK INTERNATIONAL, INC. [LAWS(DLH)-2021-12-138] [REFERRED TO]
BABASAHEB RAOSAHEB KOBARNE VS. PYROTEK INDIA PRIVATE LIMITED [LAWS(BOM)-2021-12-334] [REFERRED TO]
UNION OF INDIA VS. RAMA CONTRACTOR [LAWS(DLH)-2021-9-271] [REFERRED TO]
MOTHERS PRIDE EDUCATION INSTITUTION PVT.LTD VS. SHUKLA SEHGAL [LAWS(DLH)-2021-5-161] [REFERRED TO]
SATYAM COMPOSITES PVT. LTD. VS. SPIG COOLING TOWERS INDIA PVT. LTD. [LAWS(GJH)-2021-12-1292] [REFERRED TO]
MITHLESH SHARMA VS. AMAN GUPTA [LAWS(DLH)-2022-8-103] [REFERRED TO]
HEMANT VERMA VS. DAINA TECHNO SOLUTIONS PVT. LTD. [LAWS(DLH)-2022-8-40] [REFERRED TO]
UNIMED TECHNOLOGIES LIMITED VS. STRATUS FOODS PRIVATE LIMITED [LAWS(GJH)-2022-1-30] [REFERRED TO]
PRAKASH CORPORATES VS. DEE VEE PROJECTS LIMITED [LAWS(SC)-2022-2-51] [REFERRED TO]
V.NAGARAJAN VS. SKS ISPAT AND POWER LTD [LAWS(SC)-2021-10-58] [REFERRED TO]


JUDGEMENT

V.RAMASUBRAMANIAN, J. - (1.)Challenging an order passed by the National Company Law Appellate Tribunal (hereinafter referred to as 'NCLAT') dismissing an application for condonation of delay as well as an appeal as time barred, the appellants have come up with the above appeals.
(2.)We have heard Mr. Gunjan Singh, learned counsel for the appellants and Mr. Sajan Poovayya, learned Senior Counsel who accepts notice on behalf of the first respondent.
(3.)The appellants herein together claim to hold 24.89% of the shares of a company by name Upper Assam Plywood Products Private Limited, which is the first respondent herein. The appellants moved an application before the Guwahati Bench of the National Company Law Tribunal (hereinafter referred to as 'NCLT') for the winding up of the company. The said petition was dismissed by the NCLT by an order dated 25.10.2019.
;


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