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Calcutta High Court
Prime Retail India Pvt. Ltd vs Unknown on 31 August, 2009
Author: Aniruddha Bose

1

ORDER SHEET

CA No.526 of 2009

With

CP No.179 of 2008

IN THE HIGH COURT AT CALCUTTA

ORIGINAL SIDE

In the matter of:

Prime Retail India Pvt. Ltd.

Before:

The Hon'ble Justice

Aniruddha Bose

Date. 31.08.2009

The Court: The Judge's Summons has been taken out with prayer for winding up of two companies without dissolution, in consequence of an order passed by this Court confirming a scheme of amalgamation of these two companies with a third company, being Prime Retail India Pvt. Ltd. This order was passed by an Hon'ble Single Judge of this Court on 18 June, 2008. Audited report has been obtained concerning the companies in question and on the basis of the audited report, the Official Liquidator has filed a report, a copy of which has been annexed to the affidavit filed in support of the Judge's Summons. On scrutiny of the chartered accountant's report, the Official Liquidator has opined that the affairs of the transferor companies which are sought to be dissolved without being wound up have not been conducted in a 2

manner prejudicial to the interest of their members or to the general public. Accordingly, there shall be an order in terms of prayers (a) to (c) of the Judge's summons. The cost of the Official Liquidator is assessed at 300 GMs. Judge's Summons be signed as on date. The application stands allowed in the above terms.

Urgent photostat certified copy of this order, if applied for, be supplied to the parties subject to compliance with all requisite formalities.

(Aniruddha Bose, J.)

SP/