UNION BANK OF INDIA Vs. RAJAT INFRASTRUCTURE PVT. LTD.
LAWS(SC)-2020-3-4
SUPREME COURT OF INDIA
Decided on March 02,2020

UNION BANK OF INDIA Appellant
VERSUS
Rajat Infrastructure Pvt. Ltd. Respondents


Referred Judgements :-

NARAYAN CHANDRA GHOSH VS. UCO BANK [REFERRED TO]



Cited Judgements :-

WE BUILD VS. STATE BANK OF INDIA [LAWS(KER)-2021-3-249] [REFERRED TO]


JUDGEMENT

DEEPAK GUPTA,J. - (1.)Leave granted.
(2.)These appeals were initially directed against the order dated 25.11.2019 of the Bombay High Court. By the said impugned order the High Court had relegated the appellant before it i.e. respondent no. 1 herein to avail the statutory remedy of appeal before the Debt Recovery Appellate Tribunal (for short 'the DRAT').
(3.)The short question which arises for determination is whether the High Court was right in directing that predeposit was not required for entertaining an appeal before the DRAT as mandated by Section 18 of the Securitisation and Reconstruction of Financial Assets and Enforcement of Security Interest Act, 2002 (for short 'SARFAESI Act').
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