w w w . L a w y e r S e r v i c e s . i n



Usha Ramachandran v/s Canara Bank, Rep by its Branch Manager, Anna Nagar (East) & Another


Company & Directors' Information:- USHA INDIA LIMITED [Active] CIN = U40110UP1996PLC020887

Company & Directors' Information:- USHA CORPORATION LIMITED [Active] CIN = U74999WB1996PLC078796

Company & Directors' Information:- USHA (INDIA) LIMITED [Not available for efiling] CIN = U31109DL1962PLC003656

Company & Directors' Information:- BANK OF INDIA LIMITED [Active] CIN = U99999MH1906PLC000243

Company & Directors' Information:- REP CORPORATION PRIVATE LIMITED [Strike Off] CIN = U26921TN2005PTC055138

Company & Directors' Information:- EAST INDIA CORPORATION LIMITED [Active] CIN = U61100TN1942PLC000704

Company & Directors' Information:- RAMACHANDRAN AND COMPANY PRIVATE LIMITED [Under Process of Striking Off] CIN = U67120KL1992PTC006488

Company & Directors' Information:- A T C (EAST INDIA) PRIVATE LIMITED [Active] CIN = U63090MH2000PTC126349

Company & Directors' Information:- N BANK LTD [Strike Off] CIN = U65191WB1924PLC000442

Company & Directors' Information:- THE CANARA BANK LIMITED [Not available for efiling] CIN = U67190KA1906PLC001069

Company & Directors' Information:- P N N BANK LIMITED [Strike Off] CIN = U65921TZ1948PLC000153

Company & Directors' Information:- NAGAR CORPORATION PRIVATE LIMITED [Active] CIN = U74900PN2013PTC148356

Company & Directors' Information:- CORPORATION BANK LIMITED [Strike Off] CIN = U99999KA1972PLC001067

    W.P.No. 18488 of 2013

    Decided On, 25 August 2020

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MRS. JUSTICE PUSHPA SATHYANARAYANA

    For the Petitioner: No Appearance. For the Respondents: A.V. Radhakrishnan, Advocate.



Judgment Text


(Prayer: Writ Petition filed under Article 226 of the Constitution of India to issue a Writ of mandamus, directing the first respondent Bank to forthwith return all sums with interest being held by the respondents under Fixed Deposit Nos.0974401004437/1 (Certificate No.03/RDNC 0113330) 097441004281/2 (Certificate No.09-CDSC 494130) and Deposit Certificate No.09-CDSC 494129.)

Earlier when the matter was called on 06.08.2020, the learned counsel for the petitioner represented that the papers have been returned to the petitioner long back. Hence, the learned counsel for the petitioner was directed to file a memo to that effect. Accordingly, a memo dated 06.08.2020 was filed by the learned counsel on record for the petitioner. It is also stated that the petitioner’s husband Mr.Ramachandran was informed of the case being listed on 25.08.2020 through WhatsApp on 05.08.2020. As the learned counsel on record for the petitioner had filed the memo, the Registry was directed to print the name of the petitioner.

2. Today, when the matter was taken up for hearing, the petitioner neither

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appeared in person nor through any other counsel. Hence, the Writ Petition is dismissed for non-prosecution. No costs.
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