STATE BANK OF TRAVANCORE Vs. INDIAN STANDARD CASTING CO P LTD
LAWS(DR)-2006-4-5
DEBTS RECOVERY APPELLATE TRIBUNAL
Decided on April 24,2006

Appellant
VERSUS
Respondents

JUDGEMENT

D.C.Thakur, - (1.) MR. J. Brahmachari, the learned Advocate appears for the miscellaneous applicant Bank.
(2.) Mr. P.S. Banerjee, the learned Advocate led by Mr. P. Sil, the learned Advocate appears for the opposite party defendants. One joint petition of compromise duly verified by Mr. Arup Chattopadhyay as the Manager of the Bank and Mr. Suresh Kumar Agarwal, the defendant No. 2 has been presented before this Tribunal on Monday, March 20,2006, even when the Bank's miscellaneous application for restoration of its claim case is pending before this Tribunal as well as the other miscellaneous application is pending for its disposal before this Tribunal.
(3.) THE joint petition of compromise shall be assigned to the value of the last word; and it shall have the lasting effect on anything found contrary to the deducible, specific intention of the compromising parties.;


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