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NCLAT: No Bar in Pendency of Execution Proceedings u/s 9 IBC - (07 Apr 2022)

INSOLVENCY

National Company Law Appellate Tribunal has observed that the pendency of an execution petition does not bar the operational creditor from filing a petition under Section 9 of the Insolvency and Bankruptcy Code, 2016.

Tags : NATIONAL COMPANY LAW APPELLATE TRIBUNAL   EXECUTION PETITION   SECTION 9 OF THE INSOLVENCY AND BANKRUPTCY CODE   2016  

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