STATE BANK OF HYDERABAD Vs. BENOY BHOWMICK
LAWS(DR)-2003-4-3
DEBTS RECOVERY APPELLATE TRIBUNAL
Decided on April 09,2003

Appellant
VERSUS
Respondents

JUDGEMENT

D.C.Thakur, - (1.)MR. P. Sil, the learned Advocate appears for the applicant Bank.
MR. Shakil Ahmed, the Assistant Manager of the applicant Bank has also been found present this day.

(2.)Mr. Kamal Chakraborty, the learned Advocate appears for respondent Nos. 1 and 3. Mr. Chakraborty, the learned Advocate has filed the duly executed Vakalatnama from those respondents. The same has been accepted; and let it be kept with the records.
Shri Binoy Bhowmik, the respondent No. 1 has appeared in person in spite of the marked admission being made on July 1, 2002 by the said respondent towards the claim amount of Rs. 20,69,635.75 P. for the realisation of which the applicant Bank has preferred one Section 19 application before the learned Transferring Tribunal on May 25, 2001.

(3.)THERE has been submitted one written statement on behalf of those respondent Nos. 1 and 3 after service of the copy of the same upon the applicant Bank. The said written statement has been accepted, and let it be kept with the records. The said written statement has been in a word an admission towards the applicant Bank's due, but with the dispute intended to be raised as to the claim of the applicant Bank to the said amount which has been expressedly contained in sub-para 'E' of para 7 of the said written statement.


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