w w w . L a w y e r S e r v i c e s . i n



Vijay K. Chandrashekaran V/S Pratham Varadvinayak Developers Llp & Others.

    ITEM NO.8 COURT NO.5 SECTION IX ITEM NO.8 COURT NO.5 SECTION IX in AppealLodg. No.88/2017 in Arbitration Petition No. 141/2017

    Decided On, 16 May 2017

    At, Supreme Court of India

    By, THE HONORABLE JUSTICE: L. NAGESWARA RAO AND THE HONORABLE JUSTICE: NAVIN SINHA

    For Petitioner: Viplav Sharma, Shailendra Singh, Rabin Majumdar And For Respondents: Salman Khurshid, Senior.



Judgment Text


Learned counsel app

Please Login To View The Full Judgment!

earing for the petitioner seeks permission to withdraw this petition. Permission sought for is granted.

The special leave petition is dismissed as withdrawn accordingly. Reason: Pending applications stand disposed of
OR

Already A Member?

Also