GANGADHAR DATTATRAYA SULE Vs. C K P CO OPERATIVE CREDIT BANK LTD
LAWS(BOM)-1972-2-10
HIGH COURT OF BOMBAY
Decided on February 01,1972

GANGADHAR DATTATRAYA SULE Appellant
VERSUS
C.K.P.CO-OPERATIVE CREDIT BANK LTD., BOMBAY Respondents

JUDGEMENT

- (1.) IN this petition, under Art, 227 of the Constitution the petitioner has challenged the correctness of the order of the Maharashtra State Co-operative Tribunal in Appeal No. 52 of 1966 dated July 8, 1966, whereby the Tribunal inter alia made findings against the petitioner and confirmed the order of the Authorised Officer dated January 17, 1966 whereby the petitioner was directed to pay Rs. 1,06,000/- for the loss and damages in consequence of his misfeasance and Rs. 533. 33 as costs to the 1st respondent-Bank.
(2.) THE facts which require to be noticed are as follows :
(3.) THE petitioner has been working as a Clerk in the Gernal Department of National and Grindlays Bank. In 1949-50 the petitioner on election to the Managing Committee of the 1st respondent-Bank (hereinafter referred to as "the Bank") was also elected as the Secretary. During the years 1950-51 and 1951-52 he was a Member of the Managing Committee of the Bank. In 1950-51, the 2nd respondent Madhusudan Shankar Khopkar was the Honorary Secretary. During that period (1950-51) one Moreshwar Yeshwant Shringarpure since deceased, now represented by the Opponents Nos. 3 and 4, was the Chairman of the Bank.;


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