SOORAJULL NAGARMULL Vs. ASSISTANT COLLECTOR OF CUSTOMS
LAWS(CAL)-1961-1-20
HIGH COURT OF CALCUTTA
Decided on January 04,1961

Soorajull Nagarmull Appellant
VERSUS
ASSISTANT COLLECTOR OF CUSTOMS Respondents

JUDGEMENT

- (1.) This is a suit filed by Soorajmull Nagarmull, a partnership firm, substantially against the Union of India for a decree for refund of Rs. 75,925 deposited by the Plaintiff with the Defendants other than, Defendant No. 4, for interest on the said sum at 8 per cent, per annum until payment or realisation; for a declaration that the alleged Bond, dated March 28, 1950, mentioned in the plaint was and is void and/or unenforceable, and, in the alternative, for a declaration that the said Bond has become void and unenforceable and/or discharged; for a decree cancelling and/or discharging the said alleged Bond, dated March 28, 1950; for costs, and for other further and other reliefs.,
(2.) On March 6, 1950 two consignments totalling 7,215 drums of spindle oil arrived at the Calcutta Port per S.S. Santa Ama.
(3.) On March 7, 1950 the Plaintiff submitted bills of entries describing the goods a8 follows: Mineral oil, U.S.A. "65 to 75 Spindle oil.;


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