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Bank of Baroda v/s Indian Oil Corporation Limited & Others


Company & Directors' Information:- INDIAN OIL CORPORATION LIMITED [Active] CIN = L23201MH1959GOI011388

Company & Directors' Information:- OIL INDIA LIMITED [Active] CIN = L11101AS1959GOI001148

Company & Directors' Information:- S R P OIL PVT LTD [Active] CIN = U23209DL1996PTC303594

Company & Directors' Information:- BANK OF INDIA LIMITED [Active] CIN = U99999MH1906PLC000243

Company & Directors' Information:- OIL CORPORATION OF INDIA PRIVATE LIMITED [Active] CIN = U15133UP1952PTC002471

Company & Directors' Information:- O.I.L PRIVATE LIMITED [Active] CIN = U15400DL2013PTC255692

Company & Directors' Information:- THE INDIAN CORPORATION PRIVATE LIMITED [Active] CIN = U65993TN1946PTC000988

Company & Directors' Information:- P P OIL PRIVATE LIMITED [Active] CIN = U15141MH1999PTC117925

Company & Directors' Information:- N BANK LTD [Strike Off] CIN = U65191WB1924PLC000442

Company & Directors' Information:- P N N BANK LIMITED [Strike Off] CIN = U65921TZ1948PLC000153

Company & Directors' Information:- B F OIL PRIVATE LIMITED [Strike Off] CIN = U15141DL1993PTC052160

Company & Directors' Information:- CORPORATION BANK LIMITED [Strike Off] CIN = U99999KA1972PLC001067

Company & Directors' Information:- K AND C BANK LIMITED [Dissolved] CIN = U65191KL1928PLC000529

Company & Directors' Information:- THE BANK OF BARODA LIMITED [Not available for efiling] CIN = U99999MH1911PLC007676

Company & Directors' Information:- CORPORATION BANK LIMITED [Not available for efiling] CIN = U99999MH1936PTC002552

    IA No. 55703 of 2020 in Petition(s) for Special Leave to Appeal (C) Nos. 5148-5149 of 2020

    Decided On, 22 June 2020

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE HEMANT GUPTA & THE HONOURABLE MR. JUSTICE ANIRUDDHA BOSE

    For the Petitioner: Mukul Rohatgi, Sr. Advocate, Ranjeeta Rohatgi, Bishwajit Dubey, Ankoosh Mehta, Srinivas Chatti, Sanskriti Sidana, Kriti Srivastava, Advocates, Sumit Attri, AOR, M/s. Cyril Amarchand Mangaldas , AOR. For the Respondents: Tushar Mehta, SG, Amit Meharia, Tannishtha Singh, Advocates, M/s. Meharia & Company, AOR.



Judgment Text


We do not find any ground to interfere against the Order impugned in the Special Leave Petitions. The Special Leave Petitions are, accordingly, dismissed. However, it shall be open to the Reserve Bank of India to take such action as may be necessary in the facts and circumstances of the case, in the modification of the direction of the High Court as contained in page 4 of the impugned Order.

I.A. No.55703/2020 stands disposed of.

Pending ap

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plication(s), if any, shall stand disposed of.
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