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Allahabad High Court
Abn Amro Bank N.V., Represented By … vs M/S Alps Industries Ltd. And … on 29 January, 2010
Court No. - 1

Case :- FIRST APPEAL FROM ORDER No. - 244 of 2010

Petitioner :- Abn Amro Bank N.V., Represented By Mr. Saurav Kedia,
Manager
Respondent :- M/S Alps Industries Ltd. And Others
Petitioner Counsel :- Tarun Agarwal
Respondent Counsel :- Rahul Sripat

Hon'ble Rakesh Sharma,J.

This is an admitted F.A.F.O. which came up for hearing on 5.1.2010. A
Division Bench of this Court allowed 15 days’ time to learned counsel for the
appellant to submit a formal order. As per office report dated 23.1.2010, a
formal order has been filed and the same is taken on record.

The appeal is listed today for hearing. Sri Naveen Sinha assisted by Sri Tarun
Agrawal and Manu Krishnan are present for the appellant. A grievance has
been raised that the learned trial court, i.e. Civil Judge( Senior Division),
Ghaziabad has dismissed the application under section 45 of the Arbitrarion
Act. Since the formal order was not on record, this Court did not pass
appropriate order on the last date. Sri Rahul Sripat has sent illness slip and
requested for adjournment. As per Naveen Sinha , learned counsel for the
appellant, the trial court has fixed 2.2.2010 in the matter. The matter is
already subjudice in this Court and the respondents are already having an
injunction order in their favour. Considering the submission and the urgency
in the matter, let the case be taken up on 4.2.2010.

Till the next date of listing, the trial court, i.e., court of Civil Judge(Senior
Division), Ghaziabad may not proceed with the matter in suit no.956 of 2008-
M/s Alps Industries Ltd. & others Vs. ABN Amro Bank N.V., Haryana

Order Date :- 29.1.2010
VPC


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