Posted On by &filed under High Court, Kolkata High Court (Appellete Side).


Kolkata High Court (Appellete Side)
97/2014 on 11 November, 2014
Author: Subhro Kamal Mukherjee
                                                          1



    S/L. 15
November 11, 2014.
      ss.                                     F.A.T. 97 of 2014

                                           Re: CAN 10472 of 2014 (sec. 5)
                                             CAN 8439 of 2014 (injunction)

                              Mr. Partha Pratim Roy,
                              Mr. Sarbananda Sanyal           ...for the appellant.


                              The appellant is directed to serve copies of the application
                     for condonation of delay and the application for injunction on the
                     respondents by registered post           with acknowledgement due

intimating that these applications shall appear after four weeks and
file affidavit of service on the next date of hearing.

During pendency of the application for condonation of
delay the trial court may proceed with the final decree
proceeding, but shall not pass the final decree without the leave of
this court.

(Subhro Kamal Mukherjee, J.)

(Subrata Talukdar, J.)


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