BANGLADESH BANK Vs. DEBENDRA NATH DUTTA
LAWS(BANG)-1980-4-1
SUPREME COURT OF BANGLADESH
Decided on April 09,1980

Bangladesh Bank Appellant
VERSUS
DEBENDRA NATH DUTTA Respondents

JUDGEMENT

FAZLE MUNIM J. - (1.)This appeal arises from the judgment and order of a Bench of the High Court Division passed in Appeal No. 1 of 1974 on August 5, 1976 reversing those of the Company Judge passed in Matter No. 4 of 1969 on March 22, 1973.
(2.)The appellant filed an application under section 66/1) of the Banking Companies Ordinance, 1962 (hereinafter referred to as the 'Ordinance') for the public examination of the respondent who was the former Secretary of Patuakhali Bank Limited (in liquidation), before the erstwhile High Court of East Pakistan. The allegations against him were as follows:
(i) That the respondent by withholding the relevant loan ledgers and loan documents allowed the loans amounting to Rs. 34,980/79 (thirty four thousand nine hundred eighty and paisa seventy nine only) to become time barred, with an ulterior object of making illegal gains therefore at the cost of the Bank.

(ii) That the respondent in collusion with the transferees, namely, Nurul Hoquue and Amulla Kumar Dutta, allowed them to take possession of the building of the Bank without receiving the balance consideration money amounting to Rs. 8,700/-

(iii) That the respondent falsely claimed Rs. 4,495/- towards his unpaid salary upto 1964 from the Bank."

(3.)After the emergence of Bangladesh, a Single Judge of the High Court Division who heard the application found that due to the willful negligence and misconduct of the respondent in dealing with the affairs of the Bank, it sustained loss for which he was solely responsible. It was, therefore held that the respondent was not a fit person to be a director of a company. Under section 66(9) of the Ordinance, 1962, it was ordered that "he shall not, without the leave of the court, be a Director of, or in any way, whether directly or indirectly, be concerned or take part in the management of any company for five years from the date of the judgment, that is, March 22, 1973.


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