SHEROOR MOHANDAS SHETTY Vs. BANK OF RAJASTHAN LIMITED
LAWS(SC)-2006-3-37
SUPREME COURT OF INDIA
Decided on March 18,2006

SHEROOR MOHANDAS SHETTY Appellant
VERSUS
BANK OF RAJASTHAN LIMITED Respondents

JUDGEMENT

- (1.)Leave granted.
(2.)It appears that the Debts Recovery Tribunal has passed a decree against the appellant. Full satisfaction of the decree is awaited. It also appears that for recovery of decretal arrears, the appellant is sought to be arrested and detained in a civil prison. At this stage, the appellant has approached the High Court.
(3.)On 19.08.2004, while granting interim relief to the appellant, the High Court directed, inter alia,
(i) that the appellant's wife shall deposit her passport with the Registrar General of the High Court;

(ii) that the appellant's wife shall furnish bank guarantee or security to the satisfaction of the Registrar General in the sum of Rs. one crore. By another order dated 17.09.2004 the High Court has clarified that the appellant could travel abroad only on his furnishing security of Rs. one crore as per the order dated 19.08.2004 and in case the security is furnished then his wife's passport could be returned. These two orders are subject-matter of these appeals.



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