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L&T Infrastructure Finance Company Ltd. & Ors. Vs. Union of India & Ors.

[Civil Appeal Nos. 2397-2398 of 2019]

These Civil Appeals arise out of the Order dated 11.02.2019 passed by the National Company Law Appellate Tribunal, New Delhi in Company Appeal (AT) Nos.346 of 2018 and 347 of 2018, which was an interlocutory order.

Mr. Gopal Jain, learned Senior Advocate appearing in support of the appeals prays that final order having been passed on 12.03.2021, liberty be granted to withdraw the instant appeals.

The Civil Appeals are disposed of as withdrawn.

Interim order, if any, passed by this Court stands vacated.

............................J. (UDAY UMESH LALIT)

............................J. (S. RAVINDRA BHAT)

............................J. (SUDHANSHU DHULIA)

New Delhi,

July 14, 2022

Hindustan Zinc Ltd. Employees Contributory Provident Fund Trust Vs. Union of India & Ors. Etc.

[Civil Appeal Nos.9652-9653 of 2019]

These Civil Appeals arise out of the Order dated 19.09.2019 passed by the National Company Law Appellate Tribunal, New Delhi in Company Appeal (AT) Nos.346 of 2018 and 347 of 2018, which was an interlocutory order.

Mr. Gopal Jain, learned Senior Advocate appearing for the appellants submits that final order has been passed on 12.03.2021.

In the circumstances, he prays for liberty to withdraw the instant appeals.

The Civil Appeals are disposed of as withdrawn.

............................J. (UDAY UMESH LALIT)

............................J. (S. RAVINDRA BHAT)

............................J. (SUDHANSHU DHULIA)

New Delhi,

July 14, 2022

L&T Infrastructure Finance Company Ltd. & Ors. Vs. Union of India & Ors.

[Civil Appeal Nos. 4497-4506 of 2019]

These Civil Appeals arise out of the Orders dated 12.03.2019, 19.03.2019, 29.03.2019, 08.04.2019 and 16.04.2019 passed by the National Company Law Appellate Tribunal, New Delhi in Company Appeal (AT) Nos.346 of 2018 and 347 of 2018, which was an interlocutory order.

Mr. Gopal Jain, learned Senior Advocate for the appellants prays that final order having been passed on 12.03.2020, liberty be granted to withdraw the instant appeals.

The Civil Appeals are disposed of as withdrawn.

Interim order, if any, passed by this Court stands vacated.

............................J. (UDAY UMESH LALIT)

............................J. (S. RAVINDRA BHAT)

............................J. (SUDHANSHU DHULIA)

New Delhi,

July 14, 2022

HDFC Mutual Fund (through HDFC Asset Management Company Ltd.) Vs. Union of India & Ors.

[I.A. No. 23940 of 2022 in Civil Appeal Nos. 3292-3293 of 2020]

Interlocutory Application No.23940 of 2022 has been preferred on behalf of the appellant seeking liberty to withdraw the instant appeals.

The application is allowed.

The Civil Appeals are, accordingly, dismissed as withdrawn.

............................J. (UDAY UMESH LALIT)

............................J. (S. RAVINDRA BHAT)

............................J. (SUDHANSHU DHULIA)

New Delhi,

July 14, 2022


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