PUNJAB NATIONAL BANK Vs. SYNERGY EDUCATION INTERNATIONAL PVT LTD AND OTHERS
LAWS(MPH)-2018-6-34
HIGH COURT OF MADHYA PRADESH
Decided on June 19,2018

PUNJAB NATIONAL BANK Appellant
VERSUS
Synergy Education International Pvt Ltd And Others Respondents

JUDGEMENT

S.K. Awasthi, J. - (1.) The order dated 25.01.2018 passed by learned Second Civil Judge, Class II, Indore in Civil suit No 1340-A/2017 has been called in question by way of the present revision whereby the court below has dismissed the application under order 7 Rule 11 of the Code of Civil Procedure (In short"CPC") filed by the present applicant/defendant.
(2.) Briefly stated the facts of the case that on 09.05.2013 the respondent Nos.2 and 3 applied the applicant-Bank for financial assistance. The bank sanctioned the loan and mortgaged was created in favour of the bank with respect to the House No.2 Trivedi Chamber No.2 Maharni Road, Indore mazenine floor 1652 sq.ft and 3123 sq.ft second floor. The respondent Nos. 2 and 3 defaulted in payment of loan amount and therefore, the loan account has been declared as Non Performing Assets (NPA) by the applicant-Bank. On 10.04.2017, a notice under Section 13 (2) of SARFESAI Act was issued to the respondent Nos. 2 and 3. Even after service of the notice, neither the respondent No.2 deposit the outstanding amount nor any reply to the notice was sent. On 25.05.2017 the symbolic possession of the mortgaged property was taken by the applicant-Bank under Section 13 (4) of the SARFESAI Act. Thereafter, the application under Section 14 of the SARFESAI Act has been filed by the applicant before District Magistrate, Indore for taking vacant physical possession of the mortgaged property and the same was allowed on 10.01.2018.
(3.) Being aggrieved by the aforesaid action initiated by the applicant-bank, respondent No.1 has filed suit for permanent injunction alongwith documents contending inter alia claiming to be a tenant in the suit property owned by the defendant Nos.1 and 2, which is registered as Civil Suit No. 1340- A/2017.;


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