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Satguru Oil Mills v/s Sunder Mal Hari Chand


Company & Directors' Information:- N K OIL MILLS PVT LTD [Active] CIN = U15201GJ1994PTC022669

Company & Directors' Information:- B P OIL MILLS LIMITED [Active] CIN = U15142UP1965PLC003232

Company & Directors' Information:- K P L OIL MILLS PRIVATE LIMITED [Active] CIN = U15142KL1983PTC003685

Company & Directors' Information:- N K B OIL MILLS PRIVATE LIMITED [Active] CIN = U15142KL1999PTC013095

Company & Directors' Information:- K K K OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15142KL2000PTC013621

Company & Directors' Information:- S N OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15142HR1986PTC025702

Company & Directors' Information:- G. B. OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15326HR1985PTC019817

Company & Directors' Information:- R. OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15141DL1992PTC047883

Company & Directors' Information:- J K OIL MILLS COMPANY LIMITED [Strike Off] CIN = U15143UP1955PLC002570

Company & Directors' Information:- N N OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15147MH1999PTC117989

Company & Directors' Information:- HARI OIL MILLS PRIVATE LIMITED [Active] CIN = U15141RJ1971PTC001363

Company & Directors' Information:- J & T OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15141KL2006PTC019754

Company & Directors' Information:- A AND R OIL MILLS PVT LTD [Strike Off] CIN = U15315CH1994PTC014265

    C.R. Appeal No. 2780 of 2006

    Decided On, 18 May 2006

    At, High Court of Punjab and Haryana

    By, THE HONOURABLE MR. JUSTICE PRITAM PAL

    For the Appearing Parties: I.S. Brar, Advocate.



Judgment Text

PRITAM PAL, J.


(1) COUNSEL for the petitioners contends that application for recalling the witness of the petitioners has been solely rejected on the ground that there is no provision for recalling the witness under Order 18 rule 17 of C. P. C. But this observation of the learned trial Court appears to be wrong on the face of it, inasmuch as the Order 18 Rule 17 of C. P. C. categorically states that the Court may, at any stage of a suit, recall any witness, who has been examined and may put such question to him as the court thinks fit.


(2) IN view of this provision, I feel that no notice is required to be sent to the respondents and as such, this Civil Revision is disposed of at this stage with a direction that the trial Court shall give one opportunity to the petitioners for re-examination of Surinder Pal DW 2

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subject to costs of Rs. 5000/- A copy of this order be given dasti on payment of usual charges.
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