STATE BANK OF IND Vs. DEBT RECOVERY TRIBIUNAL
LAWS(APH)-2019-8-18
HIGH COURT OF ANDHRA PRADESH
Decided on August 13,2019

State Bank Of Ind Appellant
VERSUS
Debt Recovery Tribiunal Respondents

JUDGEMENT

M. Seetharama Murti, J. - (1.)The writ petitioners (Bank) are respondents 1 & 2 in SA.no.299 of 2016 on the file of the Debts Recovery Tribunal, Visakhapatnam ['the Tribunal', for short]. They filed this writ petition, under Article 226 of the Constitution of India, having been aggrieved of the order, dated 26.12.2018, of the Tribunal, passed in IA.no.2092 of 2018 in the said SA.
(2.)By the said order, the Tribunal accorded permission to the respondents herein - applicants in the SA to cross-examine the Bank's witnesses with respect to the averments in the evidence affidavits of the officers of the Bank and further directed the respondents-applicants in the SA to take steps for appointment of Commissioner for recording cross examination of the said witnesses.
(3.)We have heard the submissions of Sri S. Satyanarayana Murthy, learned standing counsel for the Bank, appearing for the writ petitioners/Bank; and, of Sri C. Raghu, learned counsel appearing for the respondents 2 & 3. We have perused the material record.
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