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Report No. 143

Annexure 'A'

Law Commission of India Ministry of Law and Justice Government of India

Registered A.D.

Shastri Bhawan,
7th Floor, A Wing,
New Delhi-110001
Dated 14-2-91.

No. 6(2)(11)/87/L.C.(LS)(IF)(IS)

To,

M/s Ambalal Sarabhai Enterprises Ltd.,
Wadi Vadodara, Baroda

Sub: Failure to furnish the information and data relating to public deposits. Our reference No. 6(2)(11I)/8/L.C.(LS)/535 dated 3-6-90 and subsequent four letters.

Dear Sir,

This has reference to the letter(s) issued by the Commission under the signature of Joint Secretary & Law Officer/Additional Law Officer of the Commission requesting your organisation to furnish particulars, details and statistical data pertaining to deposits made with you by members of the public which have remained unrefunded for a period exceeding sixty days commencing from the date of maturity for refunding the deposit which has remained and complied with so far.

2. It is presumed that the non-compliance on your part for such a long time is on account of inadvertence of negligence on the part of the subordinate officers of your organisation. It is so assumed because your organisation is not expected to fail to furnish the information when the same is called for by the Law Commission of India in connection with the public functions entrusted to the Commission by the Central Government.

3. This Communication is being addressed to you by way of last reminder so as to enable you to comply with the requisition within fifteen days of the receipt hereof. If, however, there is non-compliance notwithstanding this reminder if would be reasonable to assume that your organisation has deliberately resolved to flout or disregard the requisition.

In that event the Commission, notwithstanding the desire to avoid unpleasantness, may be constrained to pursue such course of action as is considered appropriate having regard to the circumstances in order that the public interest ( and the interest of the depositors with your organisation is protected. If your organisation publicly appears in a poor light as a result thereof, the responsibility, needless to say, will be solely yours.

4. It is hoped that this reminder will be appreciated in the light spirit and will evoke a favourable response.

Thanking you,

Your faithfully,
(G.V.G. Krishnamurthy)
Member-Secretary
(Secretary to the Government of India)



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