BHANVI BUILDTECH PVT LTD AND ORS Vs. JSS BUILDCON PVT LTD AND ORS
LAWS(NCLT)-2016-7-13
NATIONAL COMPANY LAW TRIBUNAL
Decided on July 12,2016

Bhanvi Buildtech Pvt Ltd And Ors Appellant
VERSUS
Jss Buildcon Pvt Ltd And Ors Respondents

JUDGEMENT

- (1.)Learned counsel for the petitioner has pointed out that despite clear directions given vide order dated 04.03.2016, the respondents have failed to comply in furnishing the details of the 200 unsold flats.
(2.)Learned counsel for the respondents prays one more week's time to file the same. He is directed to file a comprehensive statement of all the flats sold and the advances received against them. The respondents shall also furnish the details of the unsold flats in terms of the order dated 04.03.2016.
(3.)Learned counsel for the petitioner prays that upon the filing of the details by the Respondents, he would like to file a rejoinder. Let the same be filed within one week thereafter.
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