Posted On by &filed under High Court, Karnataka High Court.


Karnataka High Court
Kamaz Vectra Motors Limited vs Nil on 4 August, 2010
Author: H N Das


This application coming on for orders this day,vV.t’rie”r;r>urt
made the following; ” d

‘I have perused the affidavit -:thie_”

Having regard to the nature of the prayer rnade i11v1evdVa1:$pli£;:atieI1.§” \’

settling the list of creditors iazpplicant is
hereby Permitted to ef the Petition in
English daily» daily ‘VIIAYA
on or before 9.8.2010

fixing:the_ as 1 1 0.


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