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B.D. Luthra Vs. Chairman & M.D., Pnb & ANR. [2008] INSC 1412 (25 August 2008)

Judgment

IN THE SUPREME COURT OF INDIA CIVIL APPELLATE JURISDICTION CIVIL APPEAL NO. 5263 OF 2008 (@SPECIAL LEAVE PETITION (CIVIL)NO.8685 OF 2006) B.D. LUTHRA Appellant(s) VERSUS CHAIRMAN & M.D., PNB & ANR. Respondent(s)

ORDER

1.     Leave granted.

2.     This appeal has been preferred against the final judgment of the Delhi High Court of 6th February, 2006. It was contended that the matter was not considered on merits by the Division Bench and in our opinion, it requires consideration on merits. The matter is remitted to the High Court to be considered on merits afresh.

3.     The appeal is disposed of accordingly. No costs.

...............CJI. (K.G. BALAKRISHNAN)

.................J. (P. SATHASIVAM)

NEW DELHI;

25TH AUGUST, 2008.

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