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Laxmi Venkat Bhinala and Others V/S Pratham Varadvinayak Developers LLP and Others.

    Petitions for Special Leave to Appeal C Nos.13929/2017

    Decided On, 04 May 2017

    At, Supreme Court of India

    By, THE HONORABLE CHIEF JUSTICE: DR. D. Y. CHANDRACHUD AND THE HONORABLE JUSTICE: MR. SANJAY KISHAN KAUL

    For Petitioner: , Mr. Vinay Navare, , Ms. Gewn Karthika, , For Ms. Abha R. Sharma And For Respondents: Mr. Salman Khurshid, Senior.




Judgment Text


No ground for interference is

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made out in exercise of our jurisdiction under Article 136 of the Constitution ofDigitally signed by SARITA PUROHIT Date: 2017.05.04 India.17:06:47 IST Reason: 1 The special leave petition is accordingly dismissed. Pending application, if any, stands disposed of. (Sarita Purohit) (Renuka Sadana)
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