VEER GURJAR ALUMINIUM INDUSTRIES PVT LTD Vs. ASSET RECONSTRUCTION COMPANY LTD DADAR AND OTHERS
LAWS(BOM)-2017-7-387
HIGH COURT OF BOMBAY
Decided on July 26,2017

Veer Gurjar Aluminium Industries Pvt Ltd Appellant
VERSUS
Asset Reconstruction Company Ltd Dadar And Others Respondents

JUDGEMENT

S.C. Dharmadhikari, J. - (1.) We have heard both sides. The Petition is presented only because the Presiding Officer/learned Chairperson of Debt Recovery Appellate Tribunal was not available and on leave for some time.
(2.) The argument of Mr. Adwant appearing for the petitioners is that the respondents may proceed with the Original Application No. 172/2013. They may proceed to file their evidence in the form of claim affidavit and thereafter no opportunity would ever be provided to the petitioners to contest the Original Application, a decree may follow.
(3.) The argument is that in February 2016 the matter was listed before the Registrar of the Debt Recovery Tribunal, Aurangabad for carrying out amendment and substitution of parties. Thereafter, it was posted for filing of written statements by petitioner-defendants. A conditional order was passed on 30/12/2016.;


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