AKOLA OIL INDUSTRIES LTD Vs. STATE BANK OF INDIA
LAWS(DR)-2006-2-3
DEBTS RECOVERY APPELLATE TRIBUNAL
Decided on February 03,2006

Appellant
VERSUS
Respondents

JUDGEMENT

Shrikant G.Kulkarni, - (1.) IF applications under the Securitization and Reconstruction of Financial Assets and Enforcement of Security Interest Act (SRFAESI Act for short) were to be captioned than numbered, then "icing a stale cake" would be a proper caption for the present application.
(2.) The applicant who is an Official Liquidator has challenged the action taken by the opponent under Section 13(4) of SRFAESI Act in respect of the mortgaged property namely Survey No. 61, Mouza Umari, Ward No. 9, Akola (disputed property for short), mainly on the ground that sale of 7 acres and 9 gunthas out of the said land is illegal as the said area was not mortgaged and, therefore, did not form security to proceed against. It is the case of the applicant that after his appointment as Official Liquidator in winding up proceedings he realized that only 11 acres and 11 gunthas of the land mentioned above was mortgaged with the opponent. The opponent, however, sold the disputed property comprising 18 acres 20 gunthas of the said land illegally. The Official Liquidator has given the chequered history of the litigations which went on between the parties upto the High Court (which can be referred to in sequel). According to the applicant, the movables which were sold did not form part of the immovable property and plant and machinery was illegally sold as immovable property. The plant and machinery were never given as security to the opponent and opponent acted high-handedly in disposing of the property. The sheet anchor of the applicant's case is that the charge in respect of 7 acres and 9 gunthas was not registered under Section 125 of the Companies Act. The contentions raised by the applicant are retaliated by the opponent vide say at Exhibit 5 inter alia contending that the application is not within limitation. The opponent took possession under Section 13(4) of SRFAESI Act on 8th April, 2005 and the application in question filed beyond the period of limitation i.e. after 45 days. According to the opponent, the scope of the present application is extremely limited. 18 acres and 20 gunthas of the disputed land was mortgaged with the opponent and the same was sold by auction. So far as movable property is concerned, the opponent has excluded certain items mentioned in para 5.2(b) of the reply, though those items fell within the term 'secured asset'. The opponent, therefore, prays for dismissal of the appeal.
(3.) I have heard Smt. Wandile, the learned Counsel appearing on behalf of the applicant and Mr. Anil Kumar, the learned Counsel appearing on behalf of the opponent in extenso.;


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