BCH ELECTRIC LIMITED Vs. DIBYENDU BHATTACHARJEE
LAWS(SC)-2020-4-77
SUPREME COURT OF INDIA (FROM: DELHI)
Decided on April 29,2020

Bch Electric Limited Appellant
VERSUS
Dibyendu Bhattacharjee Respondents

JUDGEMENT

U.U.LALIT,J. - (1.)Leave granted.
(2.)Appeals from SLP (Civil) Nos. 6307 and 6322 arise from the final judgments and orders dated 13/2/2019 passed by the High Court in L.P.A. Nos. 102 of 2019 and 103 of 2019 respectively while appeal from SLP (Civil) No. 6164 of 2019 arises from the final judgment and order dated 15/2/2019 passed by the High Court in LPA No. 110 of 2019 where the view taken in decision dated 12/2/2019 in L.P.A. No. 97 of 2019 was followed and the concerned L.P. As were dismissed.
(3.)Since we have allowed the appeal against the decision dated 12.02.2019, these appeals are allowed in terms of our judgment in Civil Appeal arising from SLP(C) No. 5269 of 2019. No Costs.
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