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Raj Kapoor and Ors. Vs. Ram Kishor Arora and Ors.

[Contempt Petition (C) No. 16 of 2022 in Civil Appeal No. 5041 of 2021]

[Contempt Petition (Civil) No. 17 of 2022 in Civil Appeal No. 5041 of 2021]

[Contempt Petition (Civil) No. 18 of 2022 in Civil Appeal No. 5041 of 2021]

1. Mr. Gaurav Agarwal, Amicus Curiae has placed on the record a computation of the dues which are payable to the petitioners, who are flat buyers.

2. Mr. Rishabh Parikh, counsel appears on behalf of the developer and states that the computation was worked out in consultation with the representatives of the flat buyers and the amount would be paid on or before 28 February 2022 in terms of an earlier order which was passed by this Court on 21 January 2022 in Contempt Petition (Civil) No 923 of 2021.

3. The modalities for the payment of the dues owing to Mr. Sandeep Jain, following the earlier order of this Court, shall be worked out jointly by

(i) the Amicus Curiae;

(ii) the representative of the developer; and (iii) the flat buyer.

4. The contempt petitions are disposed of.

5. Pending applications, if any, stand disposed of.

.........................J. [Dr. Dhananjaya Y. Chandrachud]

.........................J. [Sanjiv Khanna]

New Delhi;

January 27, 2022

Item No. 5

Raj Kapoor ' Ors. Vs. Ram Kishor Arora ' Ors.

[Contempt Petition (C) No. 16/2022 in C.A. No. 5041/2021]

[Contempt Petition (C) No. 17/2022 in C.A. No. 5041/2021 (III-A)]

[Contempt Petition (C) No. 18/2022 in C.A. No. 5041/2021 (III-A)]

Date: 27-01-2022

These petitions were called on for hearing today.

CORAM:
HON'BLE DR. JUSTICE D.Y. CHANDRACHUD
HON'BLE MR. JUSTICE SANJIV KHANNA

For Petitioner(s)

Mr. Gaurav Agrawal, Adv. (A.C.)
Mr. Prashant Katara, Adv.
Mr. Soin Khan, Adv.
Mr. Gopal Balwant Sathe, AOR
Ms. Prachi Mishra, Adv.
Mr. Chaitanya Bansal, Adv.
Mr. Arjun Garg, AOR
Mr. Atul Kumar, Adv.
Mr. Abhimanyu Sharma, Adv.
Ms. Deepali, Adv. Pulak Bagchi, Adv.
Mr. S.K. Verma, AOR

For Respondent(s)


Mr. Rishabh Parikh, Adv.
Mr. Mahesh Agarwal, Adv.
Mr. S. Sahil Reddy, Adv.

UPON hearing the counsel the Court made the following

Order

1 The contempt petitions are disposed of in terms of the signed order.

2 Pending applications, if any, stand disposed of.

(CHETAN KUMAR)
A.R.-cum-P.S.

(SAROJ KUMARI GAUR)
COURT MASTER

(Signed order is placed on the file)


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