APPLITECH SOLUTION LTD Vs. CITI BANK N A
LAWS(DR)-2005-4-3
DEBTS RECOVERY APPELLATE TRIBUNAL
Decided on April 19,2005

Appellant
VERSUS
Respondents

JUDGEMENT

Pratibha Upasani, - (1.) THIS misc. appeal is filed by the appellants/original defendant Nos. 1 and 2 being aggrieved by the order dated 1.11.2004 passed by the In-charge, learned Presiding Officer of the Debts Recovery Tribunal, Ahmedabad on Exhibit No. A/17 in Original Application No. 258 of 2003. By the impugned order, the learned Presiding Officer allowed the application made by the applicant Bank to discharge respondent No. 2/original defendant No. 3 Jayesh Parekh from his personal guarantee.
(2.) I have heard Mr. K.I. Shah for the appellants, Mr. Jagose for the respondent No. 1 Bank and Mr. D'souza for the respondent No. 2. I have also gone through the proceedings including the discharge application made by the applicant Bank in the Debts Recovery Tribunal, Ahmedabad, reply filed by the appellants, the impugned order, so also the guarantee letter dated 6.12.2000 and in my view, the learned Presiding Officer has not committed any error in passing the impugned order. Original Application being O.A. No. 258 of 2003 is filed by the applicant Bank against three defendants for recovery of Rs. 8 crore and odd amount. Working capital facilities amounting to Rs. 8 crore were sanctioned and availed by the appellant No. 1 Applitech Solutions Ltd. Appellant No. 2 Ankil Patel and respondent No. 2 Jayesh Parekh were the personal guarantors, who had guaranteed repayment of the aforesaid amount and all other dues relating thereto, in case the principal borrower company failed to make payments. The said company did default in making necessary payments to the applicant-Bank. The applicant Bank therefore sent notices to the said company, so also to the defendant Nos. 2 and 3, invoked their personal guarantees and filed the original application in Debts Recovery Tribunal, Ahmedabad claiming a sum of Rs. 8,19,99,180.00 being the principal amount plus interest. It is also revealed that thereafter the defendant No. 3/respondent No. 2 herein Jayesh Parekh approached the applicant Bank to settle the matter, wherein it was agreed by the applicant Bank that if the respondent No. 3 made payment of sum of Rs. 2,25,00,000/- to the applicant Bank, the Bank would discharge him from his personal guarantee Accordingly, the settlement agreement dated 19.2.2004 was entered into by the respondent No. 2 herein, which was subsequently amended by a mendatory settlement agreement dated 25.3.2004 and payments, as per the agreement, were to be made by the respondent No. 2 herein to the applicant Bank. In accordance with the said settlement agreement and in full and final settlement under his personal guarantee, the defendant No. 3 / respondent No. 2 herein paid a sum of Rs. 2,25,00,000/- being initial payment. The Bank thereafter made an application to the Debts Recovery Tribunal, Ahmedabad to discharge the defendant No. 3 Jayesh Parekh from his personal guarantee stating that the applicant Bank had no further claim against him in his personal capacity as a guarantor. It was this application on which the impugned order came to be passed by the learned Presiding Officer of Debts Recovery Tribunal, Ahmedabad, allowing prayer of the Bank to discharge the defendant No. 3 Jayesh Parekh. The principal borrower company and the other guarantor Ankil Patel felt aggrieved by this discharge of the defendant No. 3/ respondent No. 2 herein and have filed the present appeal.
(3.) FIRST of all, it has to be stated that the creditor Bank who has filed the original application is dominus litis and it is for the Bank to decide against whom they want to proceed. If the applicant Bank is satisfied on receiving amount of Rs. 2,25,00,000/- from the defendant No. 3/respondcnt No. 2 herein and intends to discharge him and application to that effect has been made by the creditor Banks, there is no question of not allowing the said application.;


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