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Air India Ltd. Vs. Jet Airways (India) Ltd. & Ors. [2009] INSC 1204 (14 July 2009)

Judgment

CIVIL APPELLATE JURISDICTION CIVIL APPEAL NO.6111 OF 2000 AIR INDIA LTD. .....APPELLANT(S) VERSUS WITH C.A.NO.6112 OF 2000 C.A.NOs.6131-6132/2000

O R D E R C.A.Nos.6111/2000 & 6112/2000 Learned counsel appearing on behalf of the appellant-Air India submits that as the contract has already expired in June, 2009, these appeals have become infructuous. The appeals are accordingly dismissed as having become infructuous.

Interim order, if any, stands vacated.

C.A.Nos.6131-6132/2000 In view of the order passed in C.A.Nos.6111/2000 &6112/2000, these appeals have also become infructuous and the same are accordingly dismissed as having become infructuous.

Interim order, if any, stands vacated.

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

............................J. ( R.M.LODHA )

NEW DELHI;

JULY 14, 2009.

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