IDRIS SHAIKH Vs. JILAMON BEWA
LAWS(BANG)-1997-12-2
SUPREME COURT OF BANGLADESH
Decided on December 11,1997

Idris Shaikh Appellant
VERSUS
Jilamon Bewa Respondents

JUDGEMENT

BIMALENDU BIKASH ROY CHOUDHURY,J. - (1.) This petition arises out a suit for specific performance of a contract for sale. The petitioner brought the suit to enforce the contract against respondents No. 1 and 2 who were defendants. The trial Court decreed the suit on 29 August, 1990. The defendants appealed therefrom. The learned District Judge of Rajshahi allowed the appeal and set aside the decree on 22 August, 1992 with a direction that the defendants were to refund Taka 20,000.00 which was paid as an advance and Taka 5,000.00 as compensation to the plaintiff within three months in default the plaintiffs suit would stand decreed in full without any order as to costs. Being aggrieved the plaintiff preferred Civil Revision No. 3503 of 1992 to the High Court Division. A Single Bench of the said court, by judgment and order dated 6 June 1996 discharged the Rule modifying the appellate decree by way of enhancement of the amount of solatium to Taka 8,000.00 from Taka 5,000.00 with a direction that the amount should be paid within four months from the date of the judgment. The records were sent to the trial Court after disposal of the Rule, which reached the court on 13 October, 1996. Thereafter the defendants filed an application for depositing the solatium of Taka 8,000.00 along with the advance taken by them. The trial Court rejected the prayer on the ground that the decree passed by the High Court Division would stand, the time for deposit having elapsed.
(2.) The defendants then came back to the High Court Division with an application for extension of time for making the requisite deposits on the ground that they were ladies and that there was none to look after their case. The plaintiff resisted it. A learned Single Judge of the High Court Division allowed the prayer for extension of time, by his order dated 3 December 1996.
(3.) It is from this order that the plaintiff has sought leave to appeal.;


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