UBS AG Vs. STATE BANK OF PATIALA
LAWS(SC)-2006-5-7
SUPREME COURT OF INDIA (FROM: BOMBAY)
Decided on May 10,2006

UBS AG Appellant
VERSUS
STATE BANK OF PATIALA Respondents


Referred Judgements :-

OIL AND NATURAL GAS CORPORATION LTD. V. SBI,OVERSEAS BRANCH,BOMBAY [REFERRED TO]
SHAH BABULAL KHIMJI VS. JAYABEN D KANIA [REFERRED TO]
RAJ DUGGAL VS. RAMESH KUMAR BANSAL [REFERRED TO]
DWARIKESH SUGAR INDUSTRIES LIMITED VS. PREM HEAVY ENGINEERING WORKS PRIVATE LIMITED [REFERRED TO]
FEDERAL BANK LIMITED VS. V M JOG ENGINEERING LIMITED [REFERRED TO]



Cited Judgements :-

USHDEV INTERNATIONAL LTD VS. SIMS COPPER SDN. BHD [LAWS(BOM)-2014-4-185] [REFERRED TO]
SCB CHINA LTD VS. STATE BANK OF PATIALA [LAWS(DLH)-2014-8-186] [REFERRED TO]
MILLENNIUM WIRES (P) LTD VS. ALLAHABAD BANK [LAWS(DLH)-2013-10-242] [REFERRED TO]
STATE TRADING CORPORATION OF INDIA LTD VS. M/S. MILLENNIUM WIRES (P) LTD [LAWS(DLH)-2013-12-86] [REFERRED TO]
MALAYAN BANKING BERHAD VS. INDUSIND BANK LIMITED [LAWS(BOM)-2016-7-180] [REFERRED]
MALAYAN BANKING BERHAD VS. ALLAHABAD BANK [LAWS(DLH)-2017-1-234] [REFERRED TO]
STANDARD CHARTERED BANK (CHINA) LIMITED VS. STATE BANK OF PATIALA [LAWS(DLH)-2014-1-110] [REFERRED TO]
ALLAHABAD BANK VS. MALAYAN BANKING LIMITED [LAWS(DLH)-2019-11-176] [REFERRED TO]


JUDGEMENT

Altamas Kabir, J. - (1.)The Petitioner-Bank, namely, United Bank of Switzerland, Lausanne, Switzerland (hereinafter referred to as USB AG) filed three separate Summary Suits, being Nos. 8907 of 2000, 1515 of 2000 and 6089 of 1999, against the State Bank of Patiala, Federal Bank Limited and United Western Bank, respectively. The Petitioner-Bank took out Summons for Judgment No.783 of 2003 in Summary Suit No.897 of 2000 against the State Bank of Patiala. Two similar Summons for Judgment Nos. 784 of 2003 and 786 of 2003 were also taken out by the Petitioner-Bank in connection with Summary Suit Nos. 1515 of 2000 and 6089 of 1999.
(2.)Inasmuch as, the said three suits were filed in respect of various Letters of Credit, where the terms and conditions were identical and the defence taken were also identical, the said three Summons for Judgment were taken up for hearing and disposal analogously and were dismissed by a common order dated 28th October, 2005. The Learned Single Judge of the High Court of Judicature at Bombay also granted unconditional leave to the Respondent-Banks to defend their respective suits.
(3.)Three separate Special Leave Petitions, being Special Leave Petition (C) Nos. 5639 of 2006, 6141 of 2006 and 6134 of 2006, have been filed against the common judgment disposing of the said three suits and since they involve common questions of law and fact, they have been taken up for admission together.


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