FINERA TRADING DMCC Vs. MV LUCENT (IMO NO.9142215)
LAWS(GJH)-2020-11-352
HIGH COURT OF GUJARAT
Decided on November 20,2020

Finera Trading Dmcc Appellant
VERSUS
Mv Lucent (Imo No.9142215) Respondents

JUDGEMENT

- (1.) Heard learned advocate Ms. Paurami B. Sheth for the plaintiff through video conference.
(2.) Learned Advocate Ms. Paurami Sheth, mentioned this matter for urgent circulation today. The permission is granted for urgent circulation and suit is taken up for hearing for urgent interim orders.
(3.) Learned Advocate Ms. Paurami Sheth submitted that as per the request on behalf of the Defendant Vessel and her Owner, the Plaintiff supplied Bunkers to the defendant Vessel, that the Plaintiff had supplied bunkers to the faith and credit of the Vessel, that the said Bunkers were accepted without any protest, that the plaintiff raised two Invoices to which the payment was not sent on time, that the plaintiff sent reminders, that the Defendant Vessel Owner sent part payment but not paid interest for delayed payment, that as per General Terms and Conditions, the plaintiff appropriated the said payment towards interest and cost and thereupon intimated about outstanding amount but no payment is made till date, that the plaintiff has maritime claim and contractual lien and for the purpose the Plaintiff is constrained to file the present Suit and inter-alia prayed for arrest of the Defendant Vessel.;


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