GAUTAM BASU Vs. UNITED BANK OF INDIA
LAWS(DR)-2003-4-1
DEBTS RECOVERY APPELLATE TRIBUNAL
Decided on April 02,2003

Appellant
VERSUS
Respondents

JUDGEMENT

D.C.Thakur, - (1.)THE Miscellaneous Applicant preferred on Wednesday, November 18, 2002 two applications being respectively for setting aside and/ or recalling the ex parte order dated July 7, 1999 and the certificate of recovery bearing No, 69 of 1997 dated August 9, 1999 issued on the basis of that ex parte order; and also for condonation of delay in preferring the said application. THEreafter, the said applicant has also filed one supplementary affidavit containing the new developments being subsequent to the filing of the above two applications.
(2.)The respondent/certificate holder Bank has also filed three objections in respect of the above ones, after service or those upon the Miscellaneous Applicant and other necessary parties.
The Miscellaneous Applicant has also filed one affidavit-in-reply (hereinafter for short called the 'reply') to the written objections of the said respondent/certificate holder Bank.

(3.)THEREAFTER, the certificate holder/respondent-Bank has made one application along with the annexures. There has also been filed one affidavit by Mr. Dilip Kr. Dey, the licensed clerk in the employment of M/s. S.N. Sen and Co., being the Advocate for the applicant-Bank along with one annexure being marked with the letter 'A' for identification.


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