SUSHIL KUMAR SOMANI Vs. BAIDYANATH MONDAL
LAWS(CAL)-1970-2-38
HIGH COURT OF CALCUTTA
Decided on February 20,1970

Sushil Kumar Somani Appellant
VERSUS
Baidyanath Mondal Respondents

JUDGEMENT

A.N. Sen, J. - (1.) This is a suit for recovery of Rs. 3,80,067 on account of monies lent and advanced.
(2.) There are two Plaintiffs in this suit, the first Plaintiff is Sushil Kumar Somani and the second Plaintiff is Ghanaswamdas Maheswari. There are six Defendants, the first five Defendants (hereinafter referred to as the Mondal Defendants) possess a colliery known as Deoli Colliery, situate in Deoli, P.S. Netoria in Burdwan, and the said. Mondal Defendants carry on. business in co -partnership under the name and style of B. N. Mondal & Company which is the Defendant No. 6 herein and of which the said five Mondal Defendants are the partners.
(3.) It is the case of the Plaintiffs that the Plaintiff Ghanaswamdas Maheswari in the name of Sushil Kumar Somani had advanced from time to time a sum of Rs. 3,00,000 to the Defendants in their said business of B. N. Mondal & Company for the purpose of business of the said Deoli Colliery on the basis of an agreement in writing and in this suit the Plaintiffs seek to recover the said sum of Rs. 3,00,000 together with interest from the Defendants.;


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