S K EXPORT CORPORATION Vs. PUNJAB AND SIND BANK
LAWS(DLH)-1983-12-18
HIGH COURT OF DELHI
Decided on December 15,1983

S.K.EXPORT CORPORATION Appellant
VERSUS
PUNJAB AND SIND BANK Respondents

JUDGEMENT

D.K. Kapur,J. (ORAL) - (1.)We have first to deal with a number of applications. In C.M. 551/83, there is a prayer for condonation of delay in stamping the judgment under appeal with the court fee of Rs. 2.75. The appeal was filed on 4.7.83 which was the last day of limitation with an unstamped order and without a decree and also without the necessary court-fee payable on the appeal. As the failure to stamp the copy of the judgment appears to be an oversight, we condone the delay, and this decides C.M. 551/83.
(2.)C.M. 553/83 prays for time to file the court fee on the appeal. It states that the court fee was not available by the closing time of the court on 4.7.83. but we find that it was bought on 4.7.83. Possibly, the appellant could not get the court fee to the High Court in time and had to file the same when the appeal was re-filed. We allow this application and condone the delay.
(3.)C.M. 554/83 prays for exemption to file the decree-sheet. This point is inter-connected with the question whether a decree-sheet is necessary in this appeal, and we will deal with this matter shortly.
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