DENA BANK Vs. SIOR NAGARIK SAHAKARI BANK LIMITED
LAWS(GJH)-2008-2-30
HIGH COURT OF GUJARAT
Decided on February 29,2008

DENA BANK Appellant
VERSUS
Sior Nagarik Sahakari Bank Limited Respondents

JUDGEMENT

- (1.) PETITIONER. Dena Bank, has in the present petition challenged an order dated 8th October. 2007 passed by the learned civil Judge, Sihor below application Ex. 5 in Regular Civil Suit No. 91/07. The petitioner has also challenged an order dated 8th October,2007 passed by the district Magistrate in case No. 30/2006-07. The petitioner has also challenged an order passed by the Debt Recovery Tribunal. Ahmedabad in Appeal No. 2-A of 2007.
(2.) SOME facts necessary to appreciate the rival contentions be noted at this stage.
(3.) THE petitioner is a nationalized bank. One of the branches of the petitioner bank is situated at Sihor in Bhavnagar district. The branch is located in a building known as Gautam Shopping Center which is owned by respondent No. 2 herein. The branch office of the petitioner Bank is situated on the first floor of the building. The petitioner bank claims to be the tenant of the said premises since 1986, having been inducted by respondent No. 2 herein.;


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