PRIME FINANCE AND INVESTMENT LIMITED Vs. DELWAR H. KHAN
LAWS(BANG)-2009-8-12
SUPREME COURT OF BANGLADESH
Decided on August 18,2009

Prime Finance And Investment Limited Appellant
VERSUS
Delwar H. Khan Respondents

JUDGEMENT

MOHAMMAD FAZLUL KARIM,J. - (1.) This Petition for Leave to Appeal is directed against the judgment and order dated the 4th day of June, 2007 passed by the High Court Division in Matter No. 174 of 2006 allowing the application for winding up of the pro-forma respondent No.2 Gonophone Bangladesh Limited.
(2.) The facts involved in the case, in short, are that the petitioner is a shareholder and director of the respondent No.1 company ("the Company") holding 40,22,000 (forty lac twenty two thousand) shares i.e. 66% of the total shareholding in the Company. The Company was incorporated in the year 2000 with the objects, inter-alia, of carrying on business as owner, proprietor and service provider in software development, telecommunications and all types of information communication services and also to carry on businesses of operating, managing and supplying data processing and information retrieval system, and inventing, designing, developing, manufacturing, assembling, exporting and importing any telecommunication products, equipments or services.
(3.) It is stated in the application that at the time the Company was incorporated the original shareholders of Company were as follows: Name of Shareholders Nos. of Shares Digitech Datalink Limited 43,500 Manik K. Bhattacharjee 22,000 Ziauddin Tariq Ali 8,000 Dr. S.M. Joglul A. Majumder 5,000 Mrs. Habiba Arshad 5,000 Nawed Iqbal 4,000 Kanu Chakraborty 4,000 Ehsan Karim 4,000 Subrata Gosh 2,500 Shaherul Haque Joarder 1,000 Arifur Rahman 1.000 Total shareholding 1,00,000;


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