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Transparent Packers v/s Arbitrator-Cum-Managing Director and Another


Company & Directors' Information:- L C PACKERS PRIVATE LIMITED [Active] CIN = U25202DL2012PTC241798

Company & Directors' Information:- K M D PACKERS PRIVATE LIMITED [Active] CIN = U74950DL2000PTC104742

Company & Directors' Information:- PACKERS INDIA PVT LTD [Active] CIN = U99999MH1985PTC038391

Company & Directors' Information:- Q E D PACKERS PRIVATE LIMITED [Active] CIN = U74950DL2001PTC110725

Company & Directors' Information:- S S A S PACKERS PRIVATE LIMITED [Active] CIN = U21029WB2012PTC179508

Company & Directors' Information:- J. S. PACKERS PRIVATE LIMITED [Active] CIN = U36991UP1995PTC018211

Company & Directors' Information:- PACKERS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U14102KA1999PTC024636

Company & Directors' Information:- PACKERS PRIVATE LIMITED [Active] CIN = U21010MH1968PTC014058

Company & Directors' Information:- K B S PACKERS PVT LTD [Strike Off] CIN = U99999UP1972PTC003540

Company & Directors' Information:- A & A PACKERS PRIVATE LIMITED [Active] CIN = U63090UP2011PTC047868

Company & Directors' Information:- S H K PACKERS PRIVATE LIMITED [Strike Off] CIN = U21000HP2013PTC000458

    Civil Appeal No. 652 of 2000 (Arising out of S.L.P. (C) No. 16931 of 1999)

    Decided On, 28 January 2000

    At, Supreme Court of India

    By, HON'BLE JUSTICE D. P. MOHAPATRA
    By, HON'BLE JUSTICE N. SANTOSH HEGDE AND HON'BLE JUSTICE S. B. MAJMUDAR

   



Judgment Text

1. Leave granted.


2. We have heard learned senior counsel for the petitioner and learned counsel for Respondent No. 2 which is the contesting Respondent finally in this appeal. Respondent No. 1 is a proforma respondent.


3. The short question is whether the application for condonation of delay moved by the Appellant in support of its application under Section 34 of

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the Arbitration and Conciliation Act, 1996.
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