AJAY BATRA AND ORS Vs. BHP MACHINES LTD AND ORS
LAWS(NCLT)-2016-7-18
NATIONAL COMPANY LAW TRIBUNAL
Decided on July 13,2016

AJAY BATRA AND ORS Appellant
VERSUS
BHP MACHINES LTD AND ORS Respondents

JUDGEMENT

- (1.)The Respondents pray for some time to file reply to the amended petition. It is also submitted that talks of compromise are in progress. In view of the same, re-notify this case for filing the reply by the respondents to the amended petition on 10th August 2016 at 10.30 a.m., in the event of the settlement not being arrived at.
(2.)As none is present on behalf of the Respondents No. 1 to 4 and 6-20, it would be expedient to issue court notices to them, since this is a first hearing after constitution of the NCLT.
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