KRISHNA Vs. BANK OF BARODA
LAWS(DR)-2004-11-4
DEBTS RECOVERY APPELLATE TRIBUNAL
Decided on November 09,2004

Appellant
VERSUS
Respondents

JUDGEMENT

K.S.Kumaran, - (1.) MISCELLANEOUS Appeal 281/2002 has been filed by defendant 5 and 6 (namely, Smt. Krishna and Smt. Lalita and hereinafter referred to as 'the appellants-defendants 5 and 6') in O.A. 697/95 against the order dated 12.7.2002 passed by the Debts Recovery Tribunal-Ill, Delhi (hereinafter referred to as 'the DRT') dismissing their application to set aside the ex parte final order dated 30.10.2001.
(2.) Miscellaneous Appeal 282/2002 has been filed by the 4th defendant (namely, Pritam Singh, and hereinafter referred to as 'the appellant-4th defendant') against the order dated 19.7.2002 passed by the said DRT, Delhi dismissing his application also to set aside the same ex parte final order dated 30.10.2001. The learned Counsel for both the sides stated that the points that arise for consideration in both the appeals arc similar, and advanced same arguments in both the appeals. Therefore, I am disposing of both the Miscellaneous Appeals 281/2002 and 282/2002 by this common order.
(3.) RESPONDENT-Bank of Baroda filed Suit 202/95 before the Hon'ble High Court of Delhi against, (1) Shri Sai Industries, (2) Mr. Rajesh Bajaj, (3) Manoj Kumar, (4) Mr. Pritam Singh (appellant in Miscellaneous Appeal 282/2002), (5) Smt. Krishna, (6) Smt. Lalita (appellants in Miscellaneous Appeal 281/2002, (7) Smt. Sarita and (8) Mr. N.K. Bajaj. The said suit was transferred by the Hon'ble High Court to the Debts Recovery Tribunal, Delhi by order dated 6.9.95, with a direction to the parties to appear before the DRT on 9.10.95. This suit was taken on the file of the DRT as O.A. 697/95 on 27.10.95.;


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