CENTRAL BANK OF INDIA Vs. V GOPINATHAN NAIR
LAWS(KER)-1968-10-32
HIGH COURT OF KERALA
Decided on October 23,1968

CENTRAL BANK OF INDIA LTD., BOMBAY Appellant
VERSUS
V.GOPINATHAN NAIR Respondents

JUDGEMENT

- (1.) The appeals are directed against the decree and the judgment in O. S. No. 19 of 1954 of the District Court, Alleppey, subsequently renumbered as O. S. No.229 of 1956 of the Alleppey Sub-Court. The 1st defendant is the appellant in S. A. No. 1120 of 1964 and the 2nd defendant in S. A. No. 1287 of 1964.
(2.) The suit was for recovery of the amount covered by Ext. P-1, a demand draft and the interest thereon, from defendants 1 to 3.
(3.) The plaintiff is the proprietor of a business carried on at Alleppey in the name and style of "The Pioneer Trades". Rama Prasad Auddy, P. W. 2, carried on a business at Calcutta in the name and style of M/s Hurry Dass Auddy. M/s Hurry Dass Auddy was a customer of the New Market branch of the Central Bank of India, Ltd., the 1st defendant.;


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