M. A SALAM AND CO. Vs. ISLAMI BANK BANGLADESH LIMITED
LAWS(BANG)-2009-5-8
SUPREME COURT OF BANGLADESH
Decided on May 12,2009

M. A Salam And Co. Appellant
VERSUS
Islami Bank Bangladesh Limited Respondents

JUDGEMENT

MD.ABDUL MATIN J. - (1.) This petition for leave to appeal is directed against the judgment and order dated 04.06.2008 passed by the High Court Division in writ petition No. 4070 of 2008 summarily rejecting the above writ petition.
(2.) The facts, in short, are that the petitioner filed writ petition No.4070 of 2008 stating, inter alia, that the execution case was once disposed of finally on compromise and thereafter it was again restored by the Judge of the Artha Rin Adalat concerned illegally and as such all the orders passed in this execution case after its restoration are illegal. The District Judge, Chittagong illegally appointed one Additional District Judge as Judge of this Artha Rin Adalat No.1, Chittagong and as such the orders passed by this Additional District Judge in this Artha Rin Execution Case are illegal and that the auction sale of the mortgaged property of this petitioner was held in pursuance of the illegal orders passed by that Additional District Judge and as such this auction sale also is illegal.
(3.) The High Court Division by the impugned judgment and order summarily rejected the petition and hence this petition for leave to appeal.;


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