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M/s. Marathe Hospitality v/s Mahesh Surekha & Others

    Petition(s) for Special Leave to Appeal (C) No. 8139 of 2020
    Decided On, 10 July 2020
    At, Supreme Court of India
    By, THE HONOURABLE MR. JUSTICE ARUN MISHRA
    By, THE HONOURABLE MR. JUSTICE S. ABDUL NAZEER & THE HONOURABLE MS. JUSTICE INDIRA BANERJEE
    For the Petitioner: Siddharth Dave, Sr. Advocate, Ranjan Kumar Pandey, AOR, Anuj Tiwari, Sandeep Bisht, Shikhar Shrivastava, Advocates. For the Respondents: ------


Judgment Text

The petitioner has filed an appeal before the National Company Law Appellate Tribunal (NCLAT). However, the NCLAT has closed its functioning as one of its employees is suffering from Covid-19.

Be that as it may, the doors of justice cannot be closed. Let NCLAT find out a way for online hearing in such a situation.

We request the NCLAT to start the hearing of the matter on interim stay, immediately on reopening.

The Special Leave Petition is dismissed accordingly.

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/>Pending applications, if any, stand disposed of.
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