RICHHPAL SINGH Vs. SYNDICATE BANK
LAWS(DR)-2005-8-3
DEBTS RECOVERY APPELLATE TRIBUNAL
Decided on August 24,2005

Appellant
VERSUS
Respondents

JUDGEMENT

Motilal B.Naik, - (1.) APPELLANT is the principal borrower and the 1st defendant in O.A. 214/2002 instituted by the 1st respondent-Bank.
(2.) During the course of the trial, this appellant entered into some sort of compromise with the respondent-Bank and filed I.A. 515/2005 under Order 23 Rule 3 read with Section 151 of CPC for recording compromise. The said application came up for consideration before the Tribunal, and the Tribunal, by order dated 22.7.2005, dismissed the said application solely on the ground that there are other defendants 4 to 8 who have also furnished security and as long as those defendants are not joined as parties, such compromise could not be recorded. It is this order which is challenged before this Court in the present appeal. I have heard Mr. M.C. Kochhar, Counsel for the appellant and Mr. V.K. Dhar, Counsel for the 1st respondent -Bank. On the basis of submissions made by both the Counsel, the point for consideration is whether the lower Court was justified in rejecting the application filed seeking recording of the compromise entered into between the appellant and the respondent-Bank on certain terms.
(3.) FROM the submissions, it would appear that in terms of the compromise entered into between the appellant and the respondent-Bank, if the appellant is making payment in terms of the compromise, the entire O.A. claim would stand satisfied against all defendants. In the event of appellant failing to make payment, as agreed, the Court shall be competent to pass a decree for the amount after deducting the amounts which have been paid.;


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