ARVIND MOHAN JOHRI Vs. MOHAN CARLTON HOTEL PVT LTD
LAWS(NCLT)-2016-8-7
NATIONAL COMPANY LAW TRIBUNAL
Decided on August 02,2016

ARVIND MOHAN JOHRI Appellant
VERSUS
MOHAN CARLTON HOTEL PVT LTD Respondents

JUDGEMENT

- (1.)None appeared even though personal notice was served after the matter was transferred to this bench from Principal Bench. For a long time the matter was coming for final hearing but the parties are obtaining time on one pretext or the other. The bench is not happy with the progress of the case of which if filed in the year 2002; hence, directed the matter to be listed on 19.8.2016, for final hearing.
(2.)It is placed on record for information of both sides that if arguments are not addressed on that day, the Bench will be constrained to reserve the matter for final orders. Let the office communicate the order by post to both sides.
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