INTERNATIONAL BLENDING AND WAREHOUSING CORPORATION Vs. PODDAR SERVICES LTD
LAWS(CAL)-1996-4-8
HIGH COURT OF CALCUTTA
Decided on April 02,1996

INTERNATIONAL BLENDING, WAREHOUSING CORPORATION Appellant
VERSUS
PODDAR SERVICES LTD Respondents

JUDGEMENT

N.K.Bhattacharyya, J. - (1.)-Power filed by Mr. Parthasarathi Bose be kept with the record. This is an application under section 5 of the Limitation Act filed by the petitioners for condonation of delay of 2 days in filing the revisional` application. Appearing for the petitioners, the learned Advocate Mr. Asish Kr. Sanyal has referred to paragraph 2 of the petition and submits that the delay was caused due to the illness of the learned Advocate who was admitted in the Nursing Home and on such submission he prays for condonation of delay.
(2.)Mr. Parthasarathi Bose, learned Advocate for the O.P. in his usual fairness submits that as it is the ground of illness of the learned Advocate for the petitioner he is not opposing the petition. Considering the submission of the learned Advocates for the parties it appears to me that the explanation given in para 2 of the petition is acceptable and plausable. I accordingly, condone the delay and allow the application.
(3.)By consent of the parties the revisional application is taken up for hearing treating the same as on the day's list.
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