STATE BANK OF INDIA Vs. SRI RAJESH KUMAR
LAWS(DR)-2005-2-5
DEBTS RECOVERY APPELLATE TRIBUNAL
Decided on February 03,2005

Appellant
VERSUS
Respondents

JUDGEMENT

S.K.Mohapatra, - (1.) THE present appeal has been filed against the order dated 11.11.2004 of learned Recovery Officer, DRT, Ranchi in R.P. No. 6/2003 and R.P. No. 1/2004 whereby the bid of respondent No. 1 in respect of five movable items was accepted.
(2.) Perused the relevant case papers including the rejoinder of respondent No. 1 and written arguments of both sides. In spite of notice judgment debtors did not appear. Heard the arguments of both appellant and respondent.
(3.) BEFORE dealing with the various grounds raised by the appellant it is pertinent to refer to the relevant provisions of Law and rules applicable to sale of movables.;


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