BANK OF BARODA Vs. UNISYSTEMS PVT LTD
LAWS(DR)-2004-2-5
DEBTS RECOVERY APPELLATE TRIBUNAL
Decided on February 11,2004

Appellant
VERSUS
Respondents

JUDGEMENT

D.C.Thakur, - (1.) MR. K.B. Viswanathan, the learned Advocate along with MR. Manas Dasgupta, the learned Advocate appears for the applicant Bank.
(2.) Mr. P. Sil, the learned Advocate appears for the defendant Nos. 1 to 4. On behalf of the defendant No. 1 two applications were made before this Tribunal on February 7, 2003 when the applicant Bank in this matter offered the P.W. No. 1 for the purpose of cross-examination of himself to be conducted on behalf of the defendants.
(3.) OF such two applications one has been for an order to be passed by this Tribunal, after rejecting outright the application filed by the applicant Bank against themselves for realisation of a sum not being less than Rs. 88,06,291.80 p, whereas the second application has been for leave to be granted to the said defendant to cause the necessary amendments in respect of the written statement filed by those defendants on March 1, 2000.;


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