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G.K. Investments Limited & Others v/s Vistra Itcl (India) Limited

    General Application No. 2388 of 2018, Civil Suit No. 179 of 2018

    Decided On, 28 November 2018

    At, High Court of Judicature at Calcutta

    By, THE HONOURABLE MR. JUSTICE SOUMEN SEN

    For the Appearing Parties: S.K. Kapur, Utpal Bose, Paritosh Sinha, Saubhik Chowdhury, Dripto Majumdar, Rudraman Bhattacharyya, Souvik Majumdar, Suvrojit Dasgupta, Advocates.



Judgment Text

The issues involved in these applications are same and/or similar to the issues involved in G.A. No. 2182 of 2018.

2. On identical facts involving similar issue the pledge invocation notices have been set aside. Accordingly, in the instant case, for the same reason the pledge invocation notices all dated 13th August, 2018 are set aside.

3. This application accordingly stands disposed of. However, there shall be no order as to costs.

4. Urgent Photostat certified copy of this judgment, if

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applied for, be given to the parties on usual undertaking.
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