BHARAT BARREL AND DRUM MAFG. CO. PVT. LTD. Vs. AMINCHAND PAYARELAL
LAWS(CAL)-1996-3-70
HIGH COURT OF CALCUTTA
Decided on March 21,1996

BHARAT BARREL AND DRUM MAFG. CO. PVT. LTD. Appellant
VERSUS
AMINCHAND PAYARELAL Respondents


Referred Judgements :-

VENKATARAGHAVALU CHETTY V. SABAPATHY CHETTI [REFERRED TO]
MCVAUGHT V. MCKENZIE [REFERRED TO]
PUBLIC PROSECUTOR V. YUVARAJ [REFERRED TO]
ZOHRA JAN V. RAJAN BIBI [REFERRED TO]
SUNDAR SINGH V. KHUSHI RAM AND ANR. [REFERRED TO]
STUMPF V. MANTGOMERY [REFERRED TO]
PREM RAJ V. NATHURNAL [REFERRED TO]
KUNDAN LAL RALLARAM VS. CUSTODIAN EVACUEE PROPERTY BOMBAY [REFERRED TO]
DADARAO VS. STATE OF MAHARASHTRA [REFERRED TO]
HAJI C H MOHAMMAD KOYA T K S M A MUTHUKOYA VS. T K S M A MUTHUKOYA:HAJI C H MOHAMMAD KOYA [REFERRED TO]
VINOD KUMAR ARORA VS. SURJIT KAUR [REFERRED TO]
RISHI KESH SINGH VS. STATE [REFERRED TO]
MANYAM JANAKALAKSHMI VS. MANYAM MADHAVA RAO [REFERRED TO]
G VASU VS. SYED YASEEN SIFUDDIN QUADRI [REFERRED TO]
DUNGARMULL KISSENLAL VS. SAMBHU CHARAN PANDEY [REFERRED TO]
SAHNEY MOTOR CORPN VS. SOVA MUKHERJEE [REFERRED TO]
ALEX MATHEW VS. PHILIP PHILIP [REFERRED TO]
TARMAHOMED HAJI ABDUL REHMAN VS. TYEB EBRAHIM BHARAMCHARI [REFERRED TO]
HEERACHAND VS. JEEVRAJ [REFERRED TO]
LAL GIRWAR LAL VS. DAU DAYAL [REFERRED TO]
RAMANI MOHAN BHATTACHARJEE VS. SURJYA KUMAR DHAR [REFERRED TO]
BARHAMDEO SINGH VS. KARI SINGH [REFERRED TO]


JUDGEMENT

Satya Brata Sinha, J. - (1.)The question referred to this bench is that in a case where both the plaintiff and the defendant failed to adduce reliable evidence in support of their rival contentions as regards passing of any consideration in a negotiable instrument, what will be the effect, if any, of the legal presumption in terms of Sec. 118(a) of the Negotiable Instruments Act, 1881 (hereinafter referred to as 'the said Act').
(2.)Later on, however, the entire first appeal which arose out of a judgment and decree dated 17th Sept., 1971 passed by S.K. Mukherjee, J. in Suit No. 1340 of 1962 has been assigned to this bench by an order of Honourable the Chief Justice.
(3.)The fact of the matter lies in a very narrow compass.
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