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



Dr. Vijay Mallya v/s State Bank of India & Others


Company & Directors' Information:- VIJAY INDIA PRIVATE LIMITED [Active] CIN = U25199DL1998PTC096860

Company & Directors' Information:- MALLYA PVT LTD [Active] CIN = U51909WB1947PTC016023

Company & Directors' Information:- VIJAY J AND K PRIVATE LIMITED [Strike Off] CIN = U52100GJ1974PTC002504

Company & Directors' Information:- D VIJAY AND COMPANY LIMITED [Dissolved] CIN = U99999MH1933PTC002056

    R.P.(C) No. 2175-2178 of 2018 in Conmt.Pet.(C) No. 421-424 of 2016 In SLP(C) No. 6828-6831 of 2016

    Decided On, 16 June 2020

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE UDAY UMESH LALIT & THE HONOURABLE MR. JUSTICE ASHOK BHUSHAN

   



Judgment Text


This Review Petition is directed against the Judgment and Order dated 09.05.2017 passed by this Court. As per office report on limitation the Review Petition was filed in time.

According to the record, placed before us, the Review Petition was not listed before the Court for last three years.

Before we deal with the submissions raised in the Review Petition, we direct the Registry to explain why the Review Petition was not listed before the concerned Court for last three years.

The Registry to furnish all the details including names of the officials who had dealt with the file concerning the Review Petition for last three years.

Let the explanation be furnished within two weeks

Please Login To View The Full Judgment!

. The Review Petition shall, thereafter, be considered on merits.
O R