Bombay HC: Can’t Entertain Application Increasing Valuation of Suit if Pecuniary Jurisdiction Lost  ||  Bom. HC: Information of Previous Bail Applications And Orders to Be Give in All Bail Applications  ||  Cal. HC: Clause in GCC Specifying App. of Officers For Arbitration Violative of S. 12(5) of A&C Act  ||  Cal HC: High Court Lacks Jurisd. When Application u/s 9A of A&C Act Filed Before Commercial Court  ||  All. HC: Jurisdiction of GST & Central Excise Supt. Limits to Matters Not Exceeding Rs. 10 Lakh  ||  Delhi High Court: Legal Database’s Subscription Can’t Be Considered as Transfer of Copyright  ||  Centre Notifies Date for Enforcement of Criminal Laws Replacing IPC, CrPC, Evidence Act  ||  Delhi High Court: Legal Database’s Subscription Can’t Be Considered as Transfer of Copyright  ||  Del HC: Incorrect to Deny Benefits to Construction Workers For Failing to Pay For Renewal of Regist.  ||  Mad. HC: Under NDPS Act, Conscious Possession With Physical Possession Essential Element For Offence    

INSOLVENCY - NCLAT Allows Implementation of Arcelor Mittal's Resolution Plan for Essar Steel - (19 Mar 2019)

INSOLVENCY

National Company Law Appellate Tribunal (NCLAT) has given conditional approval to Arcelor Mittal's Rs 42,000 crore resolution plan for Essar Steel, subject to final order.

Tags : NATIONAL COMPANY LAW APPELLATE TRIBUNAL   ARCELOR MITTAL   ESSAR STEEL  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved