SALMA KHAN W/O FIROZ KHAN Vs. MANAGER J & K BANK, NATIONAL BUSINESS CENTRE, ZONAL OFFICE MUMBAI
LAWS(BOM)-2017-7-368
HIGH COURT OF BOMBAY
Decided on July 27,2017

Salma Khan W/O Firoz Khan Appellant
VERSUS
Manager J And K Bank, National Business Centre, Zonal Office Mumbai Respondents

JUDGEMENT

C.V. Bhadang, J. - (1.) Leave to amend the petition by addition of grounds and prayer so as to incorporate a challenge to the order dated 29.3.2017, granted. Necessary amendment to be carried out forthwith.
(2.) Rule, made returnable forthwith. Shri Timble, learned Counsel waives service. Heard finally by consent of the parties.
(3.) By this petition under Articles 226 and 227 of the Constitution of India the petitioner is challenging the order dated 29.3.2017 passed by the learned District Magistrate,North Goa and the action taken against the petitioner under the provision of Securitization and Reconstruction of Financial Assets and Enforcement of Security Interest Act, 2002("the Act" for short)and for a direction to restore the possession of the subject flat to the petitioner.;


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