M.K.INDRAJEET SINHJI COTTON P.LTD. Vs. NARMADA COTTO COOP.SPG.MILLS LD.& ORS
LAWS(SC)-2016-4-32
SUPREME COURT OF INDIA (FROM: GUJARAT)
Decided on April 26,2016

M.K.Indrajeet Sinhji Cotton P.Ltd. Appellant
VERSUS
Narmada Cotto Coop.Spg.Mills Ld.And Ors Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) This appeal is preferred by a Company which has been refused permission to continue the suit filed by it before the City Civil Court, Ahmedabad by the Registrar of Co-operative Societies on the ground that the suit is not tenable because notice of its institution required by Section 167 of the Gujarat Co-operative Societies Act, 1961 (hereinafter referred to as the Co-operative Societies Act).
(3.) The appellant, a Private Limited Company entered into a lease agreement dated 1-10-1998. Under the agreement it took on lease the mill of the respondent Cooperative Society for a period of five years. Disputes having arisen, the appellant filed a suit against the respondent society on 26-4-2000 before the City Civil Court at Ahmedabad. The appellant sought recovery of Rs.2,51,89,606.79/- (Rupees Two Crores, Fifty One Lakhs, Eighty Nine Thousand, Six Hundred Six and Paise Seven Nine only) with interest at the rate of 21% per annum.;


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