ISSAC ISSAC PORANGANAL HOUSE Vs. PALAI CENTRAL BANK LTD
LAWS(KER)-1963-7-38
HIGH COURT OF KERALA
Decided on July 09,1963

ISSAC ISSAC PORANGANAL HOUSE Appellant
VERSUS
PALAI CENTRAL BANK LTD. Respondents


Referred Judgements :-

MEHR CHAND V. AMRITSAR BANK [REFERRED TO]
CHUNNU LAL V. BANK OF UPPER INDIA,LTD. [REFERRED TO]
MOHANLAL MALPANI V. LOAN CO. OF ASSAM LTD. SHILLONG [REFERRED TO]
IN RE: TRAVANCORE NATIONAL AND QUILON BANK LTD S BARKATALLY; K ANANTARAMAN VS. JAMES VOCE PIRRIE AND CYRIL GILL (OFFICIAL LIQUIDATOR) [REFERRED TO]





JUDGEMENT

- (1.)This appeal questions the correctness of the decision in B. C. C. No. 1105 of 1961. The order concerned Palai Central Bank Ltd. v. Jacob Cherian 1962 KLT 896 is a common order dealing with B. C. C. No. 1105 of 1961 and B. C. C. Nos. 194, 408 and 1003 of 1961.
(2.)The appellant had deposited a sum of Rs. 13,500/- with the Palai Central Bank Ltd. now in liquidation on 13-1-1959. The deposit was a fixed deposit repayable two years after the date of deposit. The wording of the receipt issued by the bank to the appellant was similar to that of Ext. P 11.
(3.)On 23 6 1959 the appellant executed a promissory note in favour of the bank and borrowed a sum of Rs. 10,000/-. Along with the promissory note the appellant also gave to the bank the fixed deposit receipt, stamped, signed and discharged as on the back of Ext. P 11, and a delivery letter and an instruction letter similar to Exts. P 9 and P 10 respectively.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.