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North Delhi Municipal Corporation & Anr vs.sanjeev Oberoi - Court Judgment

LegalCrystal Citation
CourtDelhi High Court
Decided On
AppellantNorth Delhi Municipal Corporation & Anr
RespondentSanjeev Oberoi
Excerpt:
$~40 * + 1. in the high court of delhi at new delhi rfa7902016 & cm no.37241/2016 north delhi municipal corporation & anr through : mr. sunil goel, advocate ..... appellants versus sanjeev oberoi through : none. ..... respondent coram: hon'ble ms. justice hima kohli % counsel for the appellants states, on instructions, that during the order0311.2016 pendency of the appeal, the appellants have released the payment to the respondent whereafter, the respondent has withdrawn the suit pending in the trial court. he states that in view of the said development, the appellant/ndmc does not wish to press the present appeal, which is accordingly disposed of along with the pending application.2. file be consigned to the record room. november03 2016 sk hima kohli, j
Judgment:

$~40 * + 1. IN THE HIGH COURT OF DELHI AT NEW DELHI RFA7902016 & CM No.37241/2016 NORTH DELHI MUNICIPAL CORPORATION & ANR Through : Mr. Sunil Goel, Advocate ..... Appellants versus SANJEEV OBEROI Through : None. ..... Respondent CORAM: HON'BLE MS. JUSTICE HIMA KOHLI % Counsel for the appellants states, on instructions, that during the ORDER

0311.2016 pendency of the appeal, the appellants have released the payment to the respondent whereafter, the respondent has withdrawn the suit pending in the trial court. He states that in view of the said development, the appellant/NDMC does not wish to press the present appeal, which is accordingly disposed of along with the pending application.

2. File be consigned to the record room. NOVEMBER03 2016 sk HIMA KOHLI, J


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