SREE SRINIVASA TRADE LINKS (SSTL) Vs. IBDI BANK LTD
LAWS(APH)-2019-3-21
HIGH COURT OF ANDHRA PRADESH
Decided on March 07,2019

Sree Srinivasa Trade Links (Sstl) Appellant
VERSUS
Ibdi Bank Ltd Respondents

JUDGEMENT

V. Ramasubramanian, J. - (1.)Challenging the measures taken under Sec. 13 (4) of the Securitisation and Reconstruction of Financial Assets and Enforcement of Security Interest Act, 2002 (for short 'Securitisation Act'), the petitioner has come up with the above writ petition.
(2.)Heard Mr. Parsa Anantha Nageswara Rao, learned counsel for the petitioner and Mr. TVK Murthy, learned Standing Counsel for the respondent.
(3.)The petitioner availed an overdraft facility from the respondent Bank in the year 2016. The petitioner created an equitable mortgage over the property owned by him.
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