Posted On by &filed under High Court, Madhya Pradesh High Court.


Madhya Pradesh High Court
Jaiprakash Associates Ltd vs Union Of India on 4 February, 2015


W.P.No.17147/2011

04.02.2015

Shri Avinash Zargar, learned counsel for the
petitioner.

Learned counsel for the petitioner prayed for and is
granted two weeks’ time to file the rejoinder.

List immediately thereafter along with
W.P.No.17142/2011 for analogous hearing.

(K.K.Trivedi)
Judge
A.Praj.


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