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Vasudev Hoovale v/s The Official Liquidator, for Mysore Kirloskar Limited & Another

    Company Application No. 16 of 2009

    Decided On, 21 August 2009

    At, High Court of Karnataka

    By, THE HONOURABLE MR. JUSTICE ANAND BYRAREDDY

    For the Petitioners : R.B. Contractor, Advocate. For the Respondent: Deepak, Advocate.



Judgment Text

(This Company Application is filed under Rule 6 and 7 of the Companies Court Rules read with Section 151 of CPC, praying to take action against the respondent no.2 and also recover the Rs.10.00 crores from the respondent 2 in the interest of justice and equity.)


In view of the Official Liquidator having initiated action insofar as the issuance of bogus cheques by a bidder, at the auction in respect of certain property of the company in liquidation, the present application does not

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survive for consideration and is accordingly dismissed.
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