RAMNISH KUMAR SHARMA Vs. D R JOHND LAB PVT LTD
LAWS(NCLT)-2016-8-4
NATIONAL COMPANY LAW TRIBUNAL
Decided on August 01,2016

RAMNISH KUMAR SHARMA Appellant
VERSUS
D R JOHND LAB PVT LTD Respondents

JUDGEMENT

- (1.)None was present even though the matter is listed for hearing. We have verified the record of proceedings. Since a long time both sides are consistently representing that the dispute is in the process of settlement. Sometimes, it seems, there was a representation that the dispute is pending arbitration. The latest order dated 18.03.2016 shows that the hearing is deferred sine die.
(2.)In the circumstances, we are of the considered view that, deferring the matter sine die would not advance cause of justice, in as much as the matter is pertaining to the year 2011.
(3.)Therefore, the order dated 18.03.2016 is recalled and both parties are directed to file status report by next date of hearing so that this Bench will make appropriate further order to list the matter for final hearing. List the matter for status report on 19.08.2016. Office shall issue notice to all the Parties and Advocates.
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