E.C. BOSE & CO. PRIVATE LTD. Vs. OWNERS AND PARTIES INTERESTED IN THE
LAWS(CAL)-1983-3-40
HIGH COURT OF CALCUTTA
Decided on March 30,1983

E.C. Bose And Co. Private Ltd. Appellant
VERSUS
Owners And Parties Interested In The Respondents

JUDGEMENT

Dipak Kumar Sen - (1.) E. C. Bose & Company Private Limited, the plaintiff, has instituted this suit in the Admiralty Jurisdiction of this Court by way of an action in ram against the vessel "Banglar Swapna" claiming, inter alia,- a) a decree for Rs. 10,90,756.62 being for salvage rendered by the plaintiff against the owners and parties interested in M. V. "Banglar Maitri" ; b) a declaration that the plaintiff has lien, both maritime and contractual, extending over the vessel M. V. "Banglar Swapna" or any other vessel owned and administered by the owners and parties interested in M. V. "Banglar Maitri"; c) arrest of the vessel M. V. "Banglar Sw'apna" lyirg berthed at No. 1, K. P. D. at the Port of Calcutta ; d) sale of the vessel M. V. "Banglar Swapna" with her tackle, apparel and furniture.
(2.) The plaintiffs case in this suit is, inter alia, that on the invitation and at the instance of Bangladesh Shipping Corporation, the defendant No. 2, as the owner and party interested in the vessel M. V. "Banglar Maitri" and being engaged by the latter on stipulated terms and conditions, the plaintiff agreed to and rendered salvage services to the vessel M. V. "Banglar Maitri" and its cargo when the vessel caught fire while in the port of Calcutta.
(3.) By reason of such salvage services rendered the vessel M. V. "Banglar Maitri" and her cargo were saved from sustaining further damages and possible total loss.;


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