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New Kurinji Housing (P) Ltd. Vs. The Chief Manager, Stressed Assets Resolution Centre, State Bank of India, Corporation Building and Another - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.A.(MD) No. 1254 of 2016 & C.M.P.(MD).No. 8508 of 2016
Judge
AppellantNew Kurinji Housing (P) Ltd.
RespondentThe Chief Manager, Stressed Assets Resolution Centre, State Bank of India, Corporation Building and Another
Excerpt:
(prayer: writ appeal is filed under clause 15 of letters patent against the order dated 21.06.2011 made in w.p.(md).no.113 of 2010.) m. sathyanarayanan, j. 1. t.lajpathi roy, learned counsel appearing for the appellant, on instructions, would submit that the matter has already been settled and also in the light of the passage of time, nothing survives for adjudication in this matter. 2. this court heard the submissions of the learned counsel for the appellant. 3. in the light of the above, this writ appeal is dismissed as infructous. no costs. consequently, the connected miscellaneous petition is closed.
Judgment:

(Prayer: Writ Appeal is filed under Clause 15 of Letters Patent against the order dated 21.06.2011 made in W.P.(MD).No.113 of 2010.)

M. Sathyanarayanan, J.

1. T.Lajpathi Roy, learned counsel appearing for the appellant, on instructions, would submit that the matter has already been settled and also in the light of the passage of time, nothing survives for adjudication in this matter.

2. This Court heard the submissions of the learned Counsel for the appellant.

3. In the light of the above, this Writ Appeal is dismissed as infructous. No costs. Consequently, the connected miscellaneous petition is closed.


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