T R ARYA Vs. DILAWARI MOTORS PVT LTD AND ORS
LAWS(NCLT)-2016-7-19
NATIONAL COMPANY LAW TRIBUNAL
Decided on July 13,2016

T R ARYA Appellant
VERSUS
DILAWARI MOTORS PVT LTD AND ORS Respondents

JUDGEMENT

- (1.)Learned counsel for the Petitioner presses his applications for amendment of the main petition as well as one for bringing additional documents on record. Reply to the same has been filed.
(2.)List the matter on 15.07.2016 at 2.00 p.m. for arguments/disposal of the pending applications.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.