ALLIED SLEEPERS PVT LTD REPRESENTED BY ITS DIRECTOR Vs. IDBI BANK LTD REPRESENTED BY ITS CHAIRMAN
LAWS(GAU)-2018-9-89
HIGH COURT OF GAUHATI
Decided on September 17,2018

Allied Sleepers Pvt Ltd Represented By Its Director Appellant
VERSUS
Idbi Bank Ltd Represented By Its Chairman Respondents

JUDGEMENT

A.K. Goswami, A.C.J. - (1.) Heard Mr. A.D. Choudhury, learned counsel for the petitioner. Also heard Mr. G. Das, learned counsel for the respondent bank.
(2.) The respondents had filed an Interlocutory Application for vacating the interim order dated 22.12.2017, which is registered as I.A.(Civil) No.1218/2018. An objection was also filed to the said Interlocutory Application.
(3.) In the writ petition, an affidavit-in-opposition was filed by the respondents and reply affidavit was also filed to the said affidavit-in-opposition. As agreed to by the learned counsel for the parties, the writ petition itself is taken up for disposal instead of the Interlocutory Application.;


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