CLP BUSINESS LLP Vs. UNITED BANK OF INDIA
LAWS(CAL)-2019-4-33
HIGH COURT OF CALCUTTA
Decided on April 11,2019

Clp Business Llp Appellant
VERSUS
UNITED BANK OF INDIA Respondents

JUDGEMENT

- (1.) Whether the Minutes dated June 25, 2007 and August 17, 2007 form an agreement between the parties and are binding on the defendant?
(2.) Is the defendant liable to pay Rs.37,72,654.92p. towards agreed monthly rent Rs.2,01,000/- per month @ 55 per sq.ft. for a period starting from August, 2007 to July, 2010 totaling to Rs.72,36,000.00p., after deduction of Rs.34,63,345.08p. which the defendant bank fraudulently deposited in the bank account of the Plaintiff?
(3.) Whether the defendant bank is liable to pay Property Tax to the plaintiff for the period first quarter 2001 to third quarter 2010 amounting to Rs.47,49,280.74p. and interest thereon till December 30, 2010 at the rate of 18% per annum amounting to Rs.36,38,728.78p. totaling to Rs.83,88,009.52p?;


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