DIPIKA BORA Vs. ASSAM GRAMIN VIKASH BANK AND OTHERS
LAWS(GAU)-2018-4-149
HIGH COURT OF GAUHATI
Decided on April 09,2018

Dipika Bora Appellant
VERSUS
Assam Gramin Vikash Bank And Others Respondents

JUDGEMENT

A. M. Bujor Barua, J. - (1.) Heard Mr. A. Goyal learned counsel for the petitioner. None appears for the respondents inasmuch as, the matter has been given a final consideration at the motion stage itself, without issuing notice.
(2.) The petitioner stood a guarantor to a loan of Rs.2,50,00,000/- given by the Ganeshguri Branch of the respondent Assam Gramin Vikash Bank to M/s Pee Bee & Associates, being proprietary a firm of one Mr. Pradip Bhuyan, which was engaged in the business of manufacturing of steel.
(3.) The said loanee had defaulted in payment of the loan obtained from the respondent Bank and as a consequence, as per the petitioner, the amount payable as on 27.09.2016 was Rs.2,98,73,822/-. But however, a notice under Section 13(2) read with Section 13(13) of the SARFAESI Act, 2002 dated 25.05.2015 was issued requiring the petitioner to discharge the full liability amounting to Rs.3,16,32,131/-.;


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