MEGHNA PETROLEUM MARKETING CO. LTD. Vs. MF LIMITED
LAWS(BANG)-2001-5-6
SUPREME COURT OF BANGLADESH
Decided on May 07,2001

Meghna Petroleum Marketing Co. Ltd. Appellant
VERSUS
Mf Limited Respondents

JUDGEMENT

N.K. CHAKRAVARTTY J. - (1.) This appeal at instance of the defendants-appellants is directed against the judgment and decree dated 8-10-1992 and 5-11-1992 respectively passed by the learned Subordinate Judge, Third Court, Dhaka in Title Suit No.274 of 1980
(2.) The plaintiffs-respondents parties No.1-3 M/S MF Limited a private company, having its registered office at 38, Dhanmondi Residential Area, Road No.2, Police Station Dhanmondi, Dhaka and also having a branch office at Khan Lodge, Daulatpur, Khulna. The company is represented by its Managing Director Mr. ATM Mustafa and others filed the Title Suit No.274 of 1980 in the Third Court of Subordinate Judge, Dhaka against the defendant appellants the Meghna Petroleum Marketing Company Limited having its Head office at Ispahani Building, 14-15 Motijheel, Dhaka and others for a decree of accounting how much petroleum were imported by them within Khulna Pourashava during the period from 1-10-1977 to 30-6-1980 and how much octroi plaintiffs are entitled to.
(3.) The learned Subordinate Judge, Third Court, Dhaka after taking evidences of both the parties decreed the suit on 8-10-1992 against the principal defendants and in favour of the plaintiff.;


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