MEGHA PLAST PVT. LTD. Vs. PUNJAB NATIONAL BANK
LAWS(MEGH)-2020-2-27
HIGH COURT OF MEGHALAYA
Decided on February 13,2020

Megha Plast Pvt. Ltd. Appellant
VERSUS
PUNJAB NATIONAL BANK Respondents

JUDGEMENT

H.S. Thangkhiew,J. - (1.) By order dated 11.02.2020, this Court had suspended the operation of the impugned notice dated 03.02.2020 till today, in view of the submission that the statutory appeal could not be availed of due to the unavailability of the Presiding Officer of the Debts Recovery Tribunal at Guwahati. This Court by the order dated 11.02.2020 had also directed for an affidavit to be placed on record to substantiate the submissions as made. In compliance, an affidavit has been filed by the petitioner bringing on record, firstly the fact that an application under the Securitisation And Reconstruction of Financial Assets And Enforcement of Security Interest (SARFAESI) Act, 2002 is pending before the Debts Recovery Tribunal and the next date fixed as per the order dated 04.02.2020 annexed at Annexure - 3 to the affidavit is 07.04.2020.
(2.) Secondly, another fact that is brought on record is notice dated 05.02.2020, issued by the Registrar of the Tribunal informing the public that the Tribunal will be sitting in Guwahati from the 1st to 10th of every month and that in case of urgency, parties to the litigation can move the Tribunal at Siliguri.
(3.) The notice as annexed at Annexure - 4 to the affidavit is reproduced herein below: By Order (Dr. Ranjan Kumar Pradhan) Secretary/Registrar" ;


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