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Central Manbhum Coal Co. (P.) Ltd. and anr. Etc. Vs. Additional Collector, Dhanbad and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata High Court
Decided On
Case NumberF.M.A.T. Nos. 3127 of 1981 and 1033 of 1982
Judge
Reported inAIR1983Cal95
ActsConstitution of India - Article 226; ;Code of Civil Procedure (CPC) , 1908 - Section 151; ;Bihar Land Reforms Act, 1950 - Section 38
AppellantCentral Manbhum Coal Co. (P.) Ltd. and anr. Etc.
RespondentAdditional Collector, Dhanbad and ors.
Appellant AdvocateBasudeo Prosad and ;Ramchandra Prosad, Advs.
Respondent AdvocateD. Pal, ;P. Pal, ;Samar Banerjee, ;R.P. Banerjee and ;S.K. Dutta, Advs.
Excerpt:
- .....of bonds issued in favour of m/s. central manbhum coal co. (p.) ltd. be kept suspended pending further investigation in the matter. given under my hand and the seal of the court this day the 17th july, 1979. additional collector,dhanbad. annexure '3' in the court of compensation officer (additional collector) dhanbad in the matter of comp. case no. 3/74-75.
Judgment:
ORDER

Whereas it appears on scrutiny that a sum of Rs. 52,28,000.00 has been paid to you (K. N. Banerjee) in shape of the bonds Nos. P. T. O. 615795 to 616320 -- total 576 bonds in your capacity as Director of M/s. Central Manbhum Coal Co. (P.) Ltd. on 17-8-1977 although the actual amount payable to you works out as Rs. 14,65,448.00 and whereas you had executed an indemnity bond while receiving the above payment from the State Govt. and whereas the amount paid in excess stands recoverable under law. I Sri A. C. Chakraborty, Additional Collector, Dhanbad and successor-in-office of Late R. C. P. Sinha, Compensation Officer. Dhanbad do hereby in exercise of powers vested in me under Section 151 of the Code of Civil Procedure by which the Compensation proceedings are guided being the proceedings taken under the Bihar Land Reforms Act, 1950 do hereby review the Final orders passed in the above case by Late R. S. P. Sinha and order that the payment of the said amount already made or being made in the shape of bonds issued in favour of M/s. Central Manbhum Coal Co. (P.) Ltd. be kept suspended pending further investigation in the matter.

Given under my hand and the seal of the Court this day the 17th July, 1979.

Additional Collector,

Dhanbad.

ANNEXURE '3'

IN THE COURT OF COMPENSATION OFFICER (ADDITIONAL COLLECTOR) DHANBAD

IN THE MATTER OF COMP. CASE No. 3/74-75.


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