UNIDUS AGENTS AND DISTRIBUTORS AND 5 ORS Vs. CENTRAL BANK OF INDIA AND ANR
LAWS(GAU)-2018-7-20
HIGH COURT OF GAUHATI
Decided on July 11,2018

Unidus Agents And Distributors And 5 Ors Appellant
VERSUS
Central Bank Of India And Anr Respondents

JUDGEMENT

Kalyan Rai Surana, J. - (1.) Heard Mr. K.V. Vishwanathan, learned Advocate appearing along with Mr. S. Khound, learned advocate for the petitioners. Also heard Mr. N.C. Das, learned senior advocate, assisted by Mr. M.K. Mishra, learned advocate for the respondent No.1.
(2.) The respondent No.2 is the Debts Recovery Appellate Tribunal, Kolkata. This is not an adversarial litigation against the said learned tribunal, the case was not contested on its behalf.
(3.) By this writ petition under Article 226 of the Constitution of India, the petitioners have challenged the order dated 11.12.2009 passed by the learned Debts Recovery Appellate Tribunal, Kolkata (DRAT in short) in Appeal No.51/2002, thereby setting aside and reversing the order dated 21.10.2002, passed by the learned Debts Recovery Tribunal, Guwahati (DRT in short), in OA No.52/2001.;


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