IDBI BANK LTD. Vs. ADITYA LOGISTICS (I) PVT. LTD. AND OTHERS
LAWS(BOM)-2017-7-187
HIGH COURT OF BOMBAY
Decided on July 01,2017

IDBI BANK LTD. Appellant
VERSUS
Aditya Logistics (I) Pvt. Ltd. And Others Respondents

JUDGEMENT

B.R.GAVAI,J. - (1.) Rule is made returnable forthwith.
(2.) Heard by consent.
(3.) Our judicial conscience shocks at the manner in which the learned Debts Recovery Appellate Tribunal (hereinafter referred to as "DRAT" in short) has exercised the jurisdiction under Section 18 of the Securitisation and Reconstruction of Financial Assets and Enforcement of Security Interest Act, 2002 (hereinafter referred to as "SARFAESI Act" in short). The present litigation has a chequered history. This is a third round of litigation before this Court.;


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