BIMAN CLOTH MILLS PRIVATE LIMITED Vs. ASSAM INDUSTRIAL DEVELOPMENT CORPORATION LIMITED
LAWS(GAU)-2018-10-121
HIGH COURT OF GAUHATI
Decided on October 25,2018

Biman Cloth Mills Private Limited Appellant
VERSUS
ASSAM INDUSTRIAL DEVELOPMENT CORPORATION LIMITED Respondents

JUDGEMENT

- (1.) Heard Mr. A.C. Sarma, the learned Senior Counsel assisted by Mr. B. Haldar and Mr. G. Bhardwaj, the learned Counsels appearing for the appellants in both the appeals, Mr. B.D. Das, the learned Senior Counsel assisted by Mr. D. Thaosen and Mr. D. Saikia, the learned Counsels appearing for the respondent No.1 in both the appeals.
(2.) These two regular first appeals are directed against the judgment and decree dated 19.09.2009, passed by the learned Civil Judge No.3, Kamrup, Guwahati, in Money Suit No. 300 of 2005, by which the suit filed by the respondent No.1 herein for recovery of a sum of Rs.1,77,00,000- (Rupees One Crore Seventy seven lakh only) was decreed.
(3.) Against the said decree, while RFA No. 302010 has been filed by the by defendants No. 1, 2, 5 and 6, has filed Hence, for the sake of convenience, the parties are referred herein as their status of parties in the suit.;


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