AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Supreme Court Judgments


Latest Supreme Court of India Judgments 2018

Subscribe

RSS Feed img






Dinesh & ANR. Vs. Lal Singh & Ors. [2009] INSC 954 (6 May 2009)

Judgment

CIVIL APPELLATE JURISDICTION I.A.No.2 IN CIVIL APPEAL NO.1221 OF 2008 DINESH & ANR. .....APPELLANT(S) VERSUS O R D E R The interlocutory application No.2, filed in Civil Appeal No.1221 of 2008, for withdrawal of the appeal is allowed. In view of that, the appeal itself stands disposed of as not proceeded with.

Interim order, if any, stands vacated.

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

NEW DELHI;

MAY 6, 2009.

 Back


 



Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys