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Resurgere Mines And Minerals India Ltd V/S Sun Pharmaceutical Industries And Another

    Civil Appeal Nos. 466/2013

    Decided On, 19 March 2015

    At, Supreme Court of India

    By, THE HONORABLE JUSTICE:

    For Petitioner: Mr. Shiv Lal Singh, Mr. K. V. Mohan



Judgment Text


Presence is complete.

Statement of case has not been filed by the parties.

Stipulated time for the purpose has already expired. After the amendment in Supreme Court Rules, 2013, it is no more a mandate and it is presumed that List of Dates already filed is considered by the parties. In the given circumstances, the matter stands complete.

Registry to process to list the same before the Hon'ble Court, as per rules.




Digitally signed by Rupam Dhamija Date: 2015.03.2

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