MOHD YOUSUF Vs. JAMIA COOPERATIVE BANK LTD
LAWS(DLH)-2007-5-106
HIGH COURT OF DELHI
Decided on May 25,2007

MOHD.YOUSUF Appellant
VERSUS
JAMIA COOPERATIVE BANK LTD. Respondents

JUDGEMENT

- (1.) BY this judgment and order, we propose to dispose of the Letters Patent Appeal, which is filed against the impugned judgment and order passed in the writ petition (Civil) No. 3527/2006.
(2.) THE aforesaid writ petition was filed by the appellant herein in respect of the demand letters issued by the respondent -bank. In one of the said demands dated 31stmay, 2005, the bank has alleged non-payment of the bank dues amounting to Rs. 87. 740/ -. The second demand letter was issued by the bank on 31st May, 2005 alleging non-payment of the bank dues amounting to Rs. 1,01,911/ -. In the aforesaid writ petition, which was filed by the appellant, there was a prayer that the respondent was under hardship and, therefore, a direction should be issued to the respondent to accept the payment of dues in instalments.
(3.) THE learned Single Judge considered the various prayers raised by the appellant herein as the writ petitioner and thereafter passed the impugned order recording reasons for the decision. Being aggrieved by the aforesaid order, the appellant has filed the present appeal on which we have heard the learned counsel appearing for the parties. We have also perused the records placed before us and in the light thereof we propose to dispose of the present appeal.;


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