UNION OF INDIA Vs. BLACK SEA STEAMSHIP CO
LAWS(CAL)-1970-1-13
HIGH COURT OF CALCUTTA
Decided on January 27,1970

UNION OF INDIA Appellant
VERSUS
BLACK SEA STEAMSHIP CO Respondents

JUDGEMENT

- (1.) THIS is an application for stay of the suit on behalf of Black Sea Steamship co. and Chinoy Chablani and Co, the defendant Nos. 1 and 2 in the above suit.
(2.) THE present suit has been instituted by the plaintiff, Union of India for a decree of Rs. 13,950. 53 p. against the defendants, inter alia, for damages for short delivery of goods.
(3.) SHORTLY, the facts as stated in the petition and the affidavits are : in september 1967 the defendants received on board the Steamship S. S. 'berislav' at the port of Odessa in USSR 10, 164 bags of ammonium sulphate in good order and condition upon the terms and conditions contained in a bill of Lading dated 30th November 1967 and the defendants agreed to deliver the said goods in good order and condition at the port of Calcutta to the order of the plaintiff, Union of India, through Regional Director of Food, calcutta.;


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