BENGAL NATIONAL TEXTILE MILLS LTD Vs. STATE
LAWS(CAL)-1983-9-31
HIGH COURT OF CALCUTTA
Decided on September 21,1983

BENGAL NATIONAL TEXTILE MILLS LTD. Appellant
VERSUS
STATE Respondents

JUDGEMENT

Dipak Kumar Sen, J. - (1.) In November and December, 1982, three petitions being Company Petitions Nos. 544, 551 and 581 of 1982 were filed for winding-up Bengal National Textile Mills Ltd. (hereinafter referred to as "the company "), respectively, by Eastern Spinning Mills and Industries Ltd., Bharat Commerce and Industries Ltd. and Rajasthan Spinning and Weaving Mills Ltd. On February 9, 1983, Company Petition No. 551 of 1981 was admitted and directions for advertisements were given. Company Petition No. 581 of 1982 was thereafter admitted on February 16, 1983, arid directions for advertisements were again obtained.
(2.) Advertisements were published on March 11, 1983, in Company Petition No. 581 of 1982. On March 30, 1983, the said company petition came up for further hearing when a number of creditors, including the petitioners in Company Petitions Nos. 544 and 551 of 1982, appeared and supported the petitioning creditor. The application was adjourned after directions were given for filing of affidavits. The said application is pending.
(3.) Thereafter, on April 28, 1983, M/s. Pokharmull & Sons filed another winding-up petition and applied for appointment of a provisional liquidator over the company. On the same day, the official liquidator was appointed the provisional liquidator of the company.;


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