MP HC: Wife’s Refusal to Have Physical Relationship With Husband, Amounts to Cruelty  ||  Ori. HC: Re-Imprisonment of Prematurely Released Convict Can’t be Ordered Unless Release Challenged  ||  Ker. HC: IO Mixes Contraband Found in Separate Packs, Bail Granted to Accused Booked Under NDPS Act  ||  Tripura High Court: Accused Not Entitled to Bail on Mere Filing of Chargesheet  ||  Guj. HC: Student Allowed to Write Exams, Shortage of Attendance Condoned  ||  Ker. HC: AO Can’t Reopen Assessment in Block Period of 6 Years if Absence of Incriminating Materials  ||  Tel. HC: Existence & Validity of Arb. Agreement Must be Determined u/s 11(6) of A&C Act by Court  ||  Tel. HC: While Releasing Amount Under S. 19 of MSME Act, Reasons Must be Assigned by Courts  ||  Ker. HC: Settling Serious Crimes Like Murder, Rape Would Seriously Impact Society  ||  Del. HC: Mandate of Arbitral Tribunal Can be Extended by Court, Even After its Expiry    

SC Says No to Out-of-Court Settlement between Binani Cement and UltraTech Cement - (16 Apr 2018)

As Supreme Court has said no to out-of-court settlement, Binani Industries Ltd has withdrawn its plea seeking an end to the bankruptcy proceedings against its subsidiary, Binani Cement and permission for an out-of-court settlement with UltraTech Cements.

Tags : SUPREME COURT   ULTRATECH CEMENTS   BINANI CEMENT  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved