CITY BANK OF LTD. Vs. SHIV SHARMA
LAWS(P&H)-1950-9-5
HIGH COURT OF PUNJAB AND HARYANA
Decided on September 22,1950

City Bank Of Ltd. Appellant
VERSUS
Shiv Sharma Respondents

JUDGEMENT

Harnam Singh, J. - (1.) IN civil original No. 88 of 1950 Mr. Bal Raj Tuli, the learned Counsel for Pandit Shiv Ram Sharma Respondent, urges a preliminary objection that the petition ought to have been brought in the name and on behalf of the Company in liquidation and not in the name of the joint liquidators. In the petition out of which these proceedings have arisen the Petitioners are described as "Joint Liquidators of the City Bank of Lahore Ltd., in liquidation."
(2.) THE point raised is covered by Section 179(a), Companies Act, 1913, hereinafter referred to as the Act, and by the decision of their Lordships of the Privy Council in Dawsons Bank, Ltd. v. Nippon Menkwa Kabushiki Kaisha, A.I.R. 1935 P.C. 79. The relevant portion of Section 179 reads: The official liquidator stall have power, with the sanction of the Court, to do the following things: (a) to institute or defend any suit or prosecution, or other legal proceeding, civil or criminal, in the name and on behalf of the company. Clearly, a company in liquidation retains its corporate powers including the power to sue, although such powers must be exercised through the liquidator under the authority of the Court.
(3.) IN : A.I.R. 1935 P.C. 79 Lord Russell of Killowen said: The liquidation could make no difference in this regard: the claim of the Plaintiffs was a claim against the Bank, and not against the liquidators. The change which was brought about by the liquidation in regard to the suit was merely this, that in the conduct of their defence the Bank would, before liquidation, act through the directors during liquidation through the liquidators, and after the termination of the liquidation through the directors once more. If these considerations had been kept in mind, the tangle could never have arisen. For the foregoing reasons, I find that the petition ought to have been made in the name and on behalf of the Company and not in the name of the joint liquidators.;


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