BANK OF INDIA Vs. AMARNATH MURLIDHAR
LAWS(DR)-2005-9-6
DEBTS RECOVERY APPELLATE TRIBUNAL
Decided on September 01,2005

Appellant
VERSUS
Respondents

JUDGEMENT

K.J.Paratwar, - (1.) THIS is an application for recovery of Rs. 15,15,665/- with interest thereto. The amount is sought to be recovered by liquidating 2nd defendant's mortgaged property.
(2.) The defendant No. 2 carries business in the name of 1st defendant, the proprietary concern. The defendant Nos. 3 and 4 are sued as guarantors. The defendant No. 1/2 is the applicant's constituent enjoying the loan/credit facilities at least since 1997. On or about 11.2.1997, the Bank sanctioned to defendant No. 1/2 cash credit facility (hypothecation of stocks) of Rs. 2 lakh.. It was increased by Rs. 3 lakh on or about 1.10.1997. There was one more increase of Rs. 2 lakh on or about 17.3.1999. The facility thus became Rs. 7 lakh in the aggregate. The facility was against the guarantee by defendant Nos. 3 and 4 and the equitable mortgage of 2nd defendant's properties. On or about 17.3.1999, the applicant also sanctioned cash credit (hypothecation of book debts) facility of Rs. 15 lakhs to defendant No. 1/2 against the same securities/guarantees. On that date, term loan of Rs. 62,000/- was also sanctioned. While the borrower executed D.P. Note, agreement and usual security documents, the guarantors gave letters of guarantee. The defendant No. 1/2 availed of the loan/credit facilities. On his inability to clear the outstandings, acknowledgements of debts were executed in the applicant's favour on 17.3.1999 and 7.9.2000. The payments were however not made even thereafter and despite repeated demands including that of issuance of demand notice. Therefore this application.
(3.) THE defendant No. 1/2 filed written statement at Ex. 11 which was adopted by defendant No. 3 by pursis at Ex. 19. THEre are only denials in the written statement.;


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