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Kolkata High Court (Appellete Side)
Kc Sisir Kumar Mukherjee vs The Cesc Limited & Ors on 12 June, 2014
Author: Aniruddha Bose
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   14                         W.P. No. 9540(W) of 2001
12.06.2014

KC Sisir Kumar Mukherjee
Vs.

The CESC Limited & Ors.

Mr. Subrata Biswas.

… for the CESC Limited.

No one appears for the petitioner.

The writ petition is dismissed for default.

Interim order, if any, shall stand vacated.

There shall, however, be no order as to costs.

(Aniruddha Bose, J.)
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