MR. HARIKISHAN SHANKARJI GUDIPATI ALIAS DR. GOGIKAR HARIKISHAN AND OTHERS Vs. ECL FINANCE LIMITED
LAWS(BOM)-2017-2-279
HIGH COURT OF BOMBAY
Decided on February 14,2017

Mr. Harikishan Shankarji Gudipati Alias Dr. Gogikar Harikishan And Others Appellant
VERSUS
Ecl Finance Limited Respondents

JUDGEMENT

- (1.) Heard learned counsel for the appellants and learned counsel for the respondent.
(2.) In terms of our direction dated 3rd February 2017, the appellants have deposited Rs. 1,00,00,000/- (one crore only) with the Prothonotary and Senior Master of this Court. During the course of submissions, no doubt, the appellants took some time to state as to when they would be able to pay the balance amount. Ultimately, they came up with a proposal to pay the balance amount of Rs. 70,00,000/- (rupees seventy lakh) in full and final settlement between the parties for which the time was sought up to September 2017.
(3.) As against this, the respondent's argument is that they are not agreeable with the appellants' proposal for settlement though they are ready to withdraw Rs. 1,00,00,000/- (rupees one crore), if the Court permits. According to the respondent, in terms of consent terms the entire amount has to be paid and they are not ready to sit for a dialogue for settlement between the parties.;


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