NATIONAL INSURANCE COMPANY LIMITED Vs. SAMSUMA KHATUN & ORS
LAWS(CAL)-2019-1-53
HIGH COURT OF CALCUTTA
Decided on January 08,2019

NATIONAL INSURANCE COMPANY LIMITED Appellant
VERSUS
SAMSUMA KHATUN And ORS Respondents

JUDGEMENT

Subhasis Dasgupta, J. - (1.) The appeal along with connected application is pending for hearing since 2011. Learned advocate for appellant/insurance company submits with all fairness that the appeal may be disposed of for a short point based on law having involved in this case and in the interest of securing expeditious disposal lower Court records may not be necessary.
(2.) Learned advocate for the respondents rendering support to the stand, raised by appellant, earnestly submits that since the point urged may be set at rest without resorting to any extensive hearing, the appeal may be disposed of right now.
(3.) Upon perusal of the records, we are of considered view that the appeal along with connected application may be conveniently disposed of without waiting for the lower Court records to come. Thus with the consent of the parities, the appeal is taken up for hearing today.;


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