BIPUL CH RABHA AND 2 ORS Vs. BANK OF BARODA
LAWS(GAU)-2018-10-18
HIGH COURT OF GAUHATI
Decided on October 03,2018

Bipul Ch Rabha And 2 Ors Appellant
VERSUS
BANK OF BARODA Respondents

JUDGEMENT

A.K. Goswami, A.C.J. - (1.) Heard Mr. U. C. Rabha, learned counsel for the petitioners. Also heard Mr. M. Dutta, learned counsel for the respondent.
(2.) The respondent Bank accepted a request for grant of loan to the petitioners for the purpose of constructing a residential house and, accordingly, a sanction letter was issued on 09.05.2014 for Rs. 22,00,000/- (Twenty Two Lakhs). The petitioners executed a Memodandum of Entry dated 10.05.2014 by depositing documents pertaining to mortgage of immovable property in favour of the respondent bank.
(3.) In this writ petition, the petitioners call into question a possession notice dated 09.05.2017.;


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