HIRANAND Vs. AZAD HIND REFUGEE CO-OPERATIVE STORES LTD
LAWS(RAJ)-1960-12-2
HIGH COURT OF RAJASTHAN
Decided on December 12,1960

HIRANAND Appellant
VERSUS
AZAD HIND REFUGEE CO-OPERATIVE STORES LTD. Respondents


Referred Judgements :-

IRON and HARDWARE INDIA CO VS. FIRM SHAMLAL and BROS [REFERRED TO]


JUDGEMENT

L.N.Chhangani, J. - (1.)This is an appeal by Hiranand the petitioner in the original court against the order of the Civil Judge, Ajmer (Tribunal under the Displaced Persons Debts Adjustment Act -- hereinafter referred as the Act) dismissing the appellant's application under Section 10 of the Act.
(2.)The appellant put an application against the two respondents -- (i) The Azad Hind Refugee Co-operative Stores Ltd. having its registered office at Plaza Road, Ajmer and (ii) Hasmat Rai Secretary of the Society, for the recovery of Rs. 820/-. The claim was made on the following allegations:
(3.)The appellant is a displaced person from Sind. The respondent No. 1 is a cooperative society formed by the refugees for doing business for the benefit of the displaced persons. The respondent No. 2 -- Hasmat Rai is also a displaced person from Sind. The appellant became a member of the society in the end of the year 1949 and deposited Rs. 125/- as the share money. He further alleges to have made two deposits of Rs. 600/- each one on 23rd March, 1950 and another on 6th November, 1950. The appellant resigned from the membership some-time in the year 1951 and thereafter he demanded the return of his share money as also the deposited amounts. He was paid only an amount of Rs. 600/- and the society respondent refused to pay the remaining amount. He accordingly applied under Section 10 of the Act and claimed Rs. 600/- on account of deposit, Rs. 12/- on account of share-investment and Rs. 95/- on account of interest total Rs. 820/-.
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