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S.K. Sharma Dead. Vs. K.G. Nathani & ANR. [2009] INSC 115 (21 January 2009)

Judgment

CIVIL APPELLATE JURISDICTION INTERLOCUTORY APPLICATION Nos.5 & 6 OF 2009 IN CIVIL APPEAL NO.1057 OF 2002 S.K. SHARMA (DEAD) ....Appellants VERSUS K.G. NATHANI & ANR. ....Respondents ORDER Delay in filing restoration application is condoned and the application for restoration of the Civil Appeal is allowed. The Civil Appeal, which was dismissed due to non-filing of affidavit of service of chamber summons within the granted time, is restored to its original number.

.....................J. (TARUN CHATTERJEE)

NEW DELHI,

JANUARY 21, 2009.

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