UNION OF INDIA Vs. SHRING CONSTRUCTION COMPANY PVT. LTD.
LAWS(UTN)-2012-10-20
HIGH COURT OF UTTARAKHAND
Decided on October 09,2012

Union of India through CWE (Hills) Appellant
VERSUS
M/s. Shring Construction Company Pvt. Ltd. Respondents

JUDGEMENT

B.S. Verma, J. - (1.) (Delay Condonation Application No. 1464 of 2010)
(2.) HEARD learned counsel for the parties. The appellant -applicant has filed delay condonation application to condone the delay in filing the appeal.
(3.) THIS appeal has been filed with a delay of 46 days.;


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