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Calcutta High Court
Ratna Dhar vs Gamuda Wct (India) Pvt. Ltd on 25 February, 2010
Author: Maharaj Sinha

Order Sheet

CS No. 72 of 2007

IN THE HIGH COURT AT CALCUTTA

Ordinary Original Civil Jurisdiction -------

RATNA DHAR

Versus

GAMUDA WCT (INDIA) PVT. LTD.

BEFORE:

The Hon'ble JUSTICE MAHARAJ SINHA Date: 25 February 2010.

Appearance:

Mr. Ranjit Jaiswal, Advocate

Mr. Surendra Dubey, Advocate

Mr. Jaiswal and Mr. Dubey jointly present the Terms of Settlement by which the parties, namely the plaintiff and the defendant have settled the suit. In view of such settlement, the suit is decreed on the basis of the Terms of Settlement filed in court today, which are signed by the parties and their respective learned advocates. The Terms of Settlement is kept on record. As prayed for by Mr. Dubey, it is recorded that a demand draft for a sum of Rs. 5 lakh is handed over to and accepted by the learned advocate for the plaintiff in due payment of the plaintiff's dues and in terms of the Terms of Settlement. Particulars of the demand draft are mentioned below:- 2

Demand Draft Number : 323 170;

Dated : 4 February 2010; Issued by : The Hongkong & Sanghai Banking Corporation Limited; In favour of : Ratna Dhar; For a sum of Rupees : 5 lakh.

In view of the above settlement, as provided in the Terms of Settlement, the bank guarantee in question should immediately be returned to the defendant by the Registrar, Original Side of this Court.

This order is passed treating the suit as on day's list. Let the decree be drawn up expeditiously. Registrar, Original Side and all concerned are to act on a xeroxed signed copy of this order to be supplied to the parties on the usual undertakings.

(MAHARAJ SINHA, J.)

S. Kumar

A.R.(C.R.)