TANVIR UL ISLAM Vs. BANGLADESH BANK
LAWS(BANG)-2009-4-20
SUPREME COURT OF BANGLADESH
Decided on April 05,2009

Tanvir Ul Islam Appellant
VERSUS
Bangladesh Bank Respondents

JUDGEMENT

MD.ABDUL MATIN, J. - (1.) These petitions for leave to appeal are directed against the judgment and order dated 26.01.2009 passed by the High Court Division in Writ Petition No. 12174 of 2006 (analogously heard with Writ Petition Nos.6703 of 2004 and 12175 of 2006) discharging the Rule with cost of Tk.5,000/- to be paid to the Government through treasury challan.
(2.) The facts, in short, are that the petitioner, as writ petition filed aforesaid writ petition praying for amongst others, the following relief (a) "That a Rule Nisi be issued upon the respondent to show cause as to why the Credit Information Bureau report in so far as it links the petitioner to the pro-forma respondent (Quasem Cotton Mills Ltd.) and its liabilities to the respondent Nos.2,3,4 and 5 should not be declared to have been made without lawful authority and is a nullity."
(3.) The petitioner is a share-holder of respondent No.7 company (a public limited company) having 2,500 shares out of the total of 16,000 sharers which is 15.63% of the total shares. On 21.06.1998 the petitioner was appointed as director of the said company. Respondent No.7 Company enjoyed Working Capital loan from the respondent Nos.2 and 4 Bank. These loans are effective for a year and renewable. The petitioner along with other share-holder/directors executed personal guarantee in respect of the said loan.;


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