M/S. HAROOCHARAI TEA ESTATE AND ANR. Vs. M/S. PARAMOUNT TEA MARKETING P. LTD. AND ORS.
LAWS(GAU)-2018-5-156
HIGH COURT OF GAUHATI
Decided on May 04,2018

M/S. Haroocharai Tea Estate And Anr. Appellant
VERSUS
M/S. Paramount Tea Marketing P. Ltd. And Ors. Respondents

JUDGEMENT

KALYAN RAI SURANA, J. - (1.) Heard Mr. D. Mozumdar, learned senior counsel, assisted by Ms. J. Kakati, learned counsel for the appellants and Mr. H.K. Deka, learned senior counsel assisted by Mr. P. Choudhury, learned counsel for the respondents.
(2.) By this appeal under section 96 CPC, the appellants have challenged the judgment and decree dated 11.02.2010 passed by the learned Civil Judge No. 2, Kamrup, Guwahati in Money Suit No. 7/2004, thereby decreeing the suit without cost.
(3.) The appellants were arrayed as the defendants No. 1 and 2 in the suit. The suit was instituted by the respondent No. 1 for realising Rs. 45,12,062.83 with interest, cost, etc. The defendants No. 3 and 4 in the suit are arrayed as proforma respondents No. 2 and 3 in this appeal.;


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