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Calcutta High Court
Indusind Bank Limited vs Mr. Mosaraf Hussain & Anr on 18 May, 2017
                                ORDER SHEET
                              EC No.136 of 2017
                      IN THE HIGH COURT AT CALCUTTA
                       Ordinary Original Civil Jurisdiction
                                ORIGINAL SIDE



                          INDUSIND BANK LIMITED
                                  Versus
                        MR. MOSARAF HUSSAIN & ANR.


  BEFORE:
  The Hon'ble JUSTICE SOUMEN SEN

Date : 18th May, 2017.

The Court: The learned Counsel appearing on behalf of the decree holder submits that there are certain incurable defects in the execution application.

In view thereof, the application stands dismissed as withdrawn with liberty to file afresh on the self-same cause of action. The department shall return the duly certified copy of the award to the decree holder upon furnishing an authenticated copy thereof.

(SOUMEN SEN, J.) sp/