KOLLA SAMBAIAH Vs. STATE BANK OF INDIA AND ORS.
LAWS(APH)-2019-7-23
HIGH COURT OF ANDHRA PRADESH
Decided on July 25,2019

Kolla Sambaiah Appellant
VERSUS
State Bank of India And Ors. Respondents

JUDGEMENT

- (1.)Petition under Article 226 of the Constitution of India praying that in the circumstances stated in the affidavit filed therewith, the High Court may be pleased to issue a Writ, Writ or Order or direction more particularly one in the nature of Writ of Certiorari to call for the records relating to the orders dtd. 13/3/2018 passed in I.A.No.1673 of 2017 in O.A.No.427 /2015 on the file of Debts Recovery Tribunal, Visakhapatnam and quash the same as arbitrary, illegal, capricious and against the provisions of RDB Act, 1993 and against the principles of natural justice and consequently permit the Petitioner to cross examine the bank witness A.W. 1 in OA No.427/2015 on the file of Debts Recovery Tribunal, Visakhapatnam in the interest of justice.
IA NO: 1 OF 2018

(2.)Petition under Sec. 151 CPC praying that in the circumstances stated in the affidavit filed in support of the petition, the High Court may be pleased to grant stay all further proceedings in O.A.No.427/2015 on the file of Hon'ble Debts Recovery Tribunal, Visakhapatnam, pending disposal of Writ Petition No. 44147 of 2018, on the file of the High Court.
(3.)Petition coming on for haring and upon perusing the petition and affidavit filed in the writ petition and order of the High Court dtd. 09/04/2019, 10/06/209, 26/06/2019, 8/7/2019 and 9/7/2019 made herein and upon hearing the arguments of Smt. V. Dyumani, Advocate for the petitioner and of Pearl Law Associates for the Respondent No.1, the Court made the following :
ORDER:

At request, post on 25/7/2019.

Interim order granted earlier, is extended till then.

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