M.V. SASTRY Vs. M/S. RAI BAHADUR SETH SHREERAM NARASINGDAS MANING PROPRIETORS AND EXPORTERS, HOSPET
LAWS(APH)-1963-1-24
HIGH COURT OF ANDHRA PRADESH
Decided on January 17,1963

M.V. Sastry Appellant
VERSUS
M/S. Rai Bahadur Seth Shreeram Narasingdas Maning Proprietors And Exporters, Hospet Respondents

JUDGEMENT

CHANDRA REDDY,J. - (1.) These Appeals are directed against the Judgment of our learned brother, Satyanarayana Raju, J. in application Nos. 68 and 74 of 1960 in O.P. No. 11 of 1956.
(2.) A Company called the East Coast Transport and Shipping Company hereinafter referred to as "?the Company "? was wound up under the provisions of the Companies Act, 1956 and an official liquidator was appointed. Pursuant to a general notice issued by the official liquidator to prove the claims, if any, against the Company, the parties to this litigation filed certain claims before the Liquidator. After making an investigation into the respective claims of the applicants, the Official Liquidator rejected their claims in toto.
(3.) The claimants preferred appeals against those orders under Section 460 (6) of the Companies Act 1956 in this Court. Our learned brother allowed the appeals in part.;


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