CENTRAL BANK OF INDIA Vs. S BOSE AND CO
LAWS(DR)-2006-4-4
DEBTS RECOVERY APPELLATE TRIBUNAL
Decided on April 05,2006

Appellant
VERSUS
Respondents

JUDGEMENT

D.C.Thakur, - (1.) MR. Debasish Chowdhury, the learned Advocate appears for the applicant Bank.
(2.) Mr. Pradip Kumar, the learned Advocate, led by Mr. P.K. Chatterjee, the learned Advocate appears for the defendants. During the day's hearing, this Tribunal has also taken note of the appellate order, passed in connection with the appeal No. nil of 1992 to arise out of Suit No. 419 of 1991, in the High Court at Calcutta (Civil Appellate Jurisdiction) on June 24, 1992 in the matter of Central Bank of India v. S. Bose & Company and Ors., by the Division Bench, consisting of the Hon'ble Justice Ajit K. Sengupta and the Hon'ble Justice Shyamal Kumar Sen (as Their Lordship were then).
(3.) THE above order has been in fact an appellate order pronounced in connection with the appeal preferred by the applicant Bank against the order of the Hon'ble Trial Judge on an application for the appointment of the Receiver and for a direction upon the Receiver to sell the hypothecated assets.;


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