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M/s. AEE Castings Limited, Chennai & Others v/s S.P. Nachiappan & Another

    Comp. Appeal No. 22 of 2009

    Decided On, 10 April 2013

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE VINOD K. SHARMA

    For the Petitioners: N.S. Sivakumar, Advocate. For the Respondents: S. Satish, Advocate.



Judgment Text

(Prayer: Company Appeal is filed under Section 10-F of the Companies Act, 1956 against the order dated 20.04.2009 and received by the appellants on 22.04.2009 made by the Company Law Board, Additional Principal Bench, Chennai.)

1. This appeal is directed against the order dated 20.04.2009, received by the appellants on 22.04.2009 of the learned Company Law Board, Additional Principal Bench, Chennai.

2. In view of the dismissal of Company Appeal No. 19 of 2009, this appeal has been rendered infructuous. Consequently, the appeal

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is disposed of as having been rendered infructuous. No costs.
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