PUREWAL AND ASSOCIATES LTD Vs. PUNJAB NATIONAL BANK
LAWS(HPH)-1991-11-1
HIGH COURT OF HIMACHAL PRADESH
Decided on November 01,1991

PUREWAL AND ASSOCIATES LTD., Appellant
VERSUS
PUNJAB NATIONAL BANK Respondents

JUDGEMENT

LEILA SETH, C. J. - (1.) This review application has been filed by the Punjab National Bank, Respondent No. 1 in C.W.P. No. 447 of 1991.
(2.) The brief facts are set out. On 8/08/1991, a writ petition was filed by Purewal and Associates Limited and its Managing Director praying for a writ of mandamus or a direction to be issued to the Punjab National Bank "to deal with the 1st petitioner in the matter of opening a Letter of Credit as also to afford all other normal banking facilities and to carry out its obliga-tions" in accordance with the Banking Re-gulation Act, 1949.
(3.) On 12/08/1991, the writ petition was listed for preliminary hearing when notice to the respondents was issued to show cause why rule nisi be not issued. Mr. Chhabil Dass, Advocate General, accepted notice on behalf of the Punjab National Bank. Res-pondent No. 1 and the State of Himachal Pradesh, Respondent No. 4; Mr. M. L. Sharma Central Government Standing Counsel, accepted notice for Respondents Nos. 2 and 3, the Union of India and the Governor of the Reserve Bank of India respectively.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.