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Swathi Vikram v/s B.D. Vikram


Company & Directors' Information:- VIKRAM PRIVATE LIMITED [Active] CIN = U51109WB2000PTC091352

    Decided On, 25 May 2021

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE VINEET SARAN & THE HONOURABLE MR. JUSTICE B.R. GAVAI

    For the Petitioner: Kiran Suri, Sr. Advocate, S.J. Amith, Krishna Kumar, Advocates, Dr. Vipin Gupta, AOR. For the Respondent: ----



Judgment Text

1.Having heard learned counsel for the petitioner, we do not find any merit in this special leave petition. The special leave petition is dismissed.2.The High Court vide order dated 01.03.2021 directed the Family Court to decide the matter within four months.3.Considering the facts and circumstances of this case, we direct that the Family Court shall decide the matter asexpeditiously as possible but not later than 31.07.2021.4.Pen

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ding application(s), if any, stands disposed of.
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