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Punjab National Bank v/s Indian Steel Corporation Ltd.


Company & Directors' Information:- INDIAN STEEL CORPORATION LIMITED [Active] CIN = U27100MH2004PLC144559

Company & Directors' Information:- NATIONAL STEEL CORPORATION LTD [Strike Off] CIN = U27100WB1942PLC020862

Company & Directors' Information:- INDIAN NATIONAL BANK LIMITED [Dissolved] CIN = U65110KL1929PLC000441

Company & Directors' Information:- INDIAN NATIONAL CORPORATION LIMITED [Dissolved] CIN = U99999MH1942PTC003686

    CIVIL APPEAL NO. 9623 OF 2010 (Arising out of SLP(C) No.32902/2009)

    Decided On, 10 November 2010

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE DALVEER BHANDARI & THE HONOURABLE MR. JUSTICE DEEPAK VERMA

   



Judgment Text

Leave granted.


We have heard the learned counsel for the parties at length.


In the facts and circumstances of this case, we deem it appropriate to implead H.S.B.C. Bank Middle East Limited as a defendant in Civil Suit No.13A of 2009 which is pending before the Court of District Judge, Indore.


The H.S.B.C. Bank would be at liberty to file written statement within six weeks from the date of joining as a party.


In the facts and circumstances of this case, hearing of the suit is expedited.


Mr. Rawal, learned senior counsel appearing on behalf of the respondent Indian Steel Corporation Ltd. submits that he has to make some amendment in the suit.


If a proper application for that purpose is filed, suitable/appropriate orders may be passed thereon in accordance with law.


This appeal is dispos

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ed of with the aforementioned observation and direction, leaving the parties to bear their own costs.
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