STATE BANK OF INDIA Vs. DOON VALLEY RICE LTD
LAWS(DR)-2003-10-5
DEBTS RECOVERY APPELLATE TRIBUNAL
Decided on October 28,2003

Appellant
VERSUS
Respondents

JUDGEMENT

K.S. Kumaran, (J.) Chairperson - (1.)THIS is an application for condoning the delay in filing the appeal, if any. But Mr. S.L. Gupta states that the appellant got certified copy on 7.4.2003 and, therefore, this appeal filed on 21.5.2003, is in time. He, therefore, states that there is no delay, and accordingly the application may be dismissed as not pressed. Accordingly, the application is dismissed as not pressed.
(2.)Copy be given to the Counsel for the applicant.
Unregistered Appeal

In view of the order passed in Miscellaneous Application 266/2003, the appeal is taken on record. The Registry to assign a suitable dumber.

(3.)HEARD, Mr. S.L. Gupta, Counsel for the appellant. The appellant has approached this Tribunal with this appeal aggrieved by the Order dated 25.3.2003 passed by the learned Presiding Officer of the DRT, Chandigarh in application 6564/2002, the order passed on an application filed by the defendants for directing the applicant Bank to produce the certain documents. The appellant raised an objection that these documents are not relevant for the purpose of the O.A. inasmuch as they relate to certain proceedings, which were taken internally by the Bank in routine course of action. But, I find from the impugned Order that the learned Presiding Officer of the DRT has not directed the appellant to produce those documents. He has observed that the relevancy of these documents can be decided only after going through the evidence adduced by both the parties, and as such the question of production of the documents will be decided at the time of final arguments.


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