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M/S Kanti Bijee Utpadan Nigam Limited vs.punjab National Bank & Anr - Court Judgment

LegalCrystal Citation
CourtDelhi High Court
Decided On
AppellantM/S Kanti Bijee Utpadan Nigam Limited
RespondentPunjab National Bank & Anr
Excerpt:
.....petition is dismissed as withdrawn, along with the pending application. october24 2016/sk hima kohli,.....
Judgment:

$~24 * + W.P.(C) 9647/2016 & CM No.38574/2016 IN THE HIGH COURT OF DELHI AT NEW DELHI M/S KANTI BIJEE UTPADAN NIGAM LIMITED........ Petitioner

Through : Mr. S.K. Taneja, Sr. Advocate with Mr. Puneet Taneja, Advocate versus PUNJAB NATIONAL BANK & ANR Through : Mr. Gaurav Srivastava, Advocate ........ RESPONDENTS

CORAM: HON'BLE MS. JUSTICE HIMA KOHLI % ORDER

2410.2016 1. Mr. Taneja, learned Senior Advocate appearing for the petitioner states that the briefing counsel has obtained instructions from the petitioner to the effect that they may be permitted to withdraw the present petition, while reserving the right of the petitioner to seek its remedies against the respondents as per law, before the appropriate forum vested with territorial jurisdiction to entertain the same.

2. Leave, as prayed for, is granted. The writ petition is dismissed as withdrawn, along with the pending application. OCTOBER24 2016/sk HIMA KOHLI, J


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