PHILOMINA JOSE Vs. FEDERAL BANK LTD
LAWS(SC)-2006-2-56
SUPREME COURT OF INDIA (FROM: KERALA)
Decided on February 02,2006

PHILOMINA JOSE Appellant
VERSUS
FEDERAL BANK LTD Respondents





Cited Judgements :-

ADHIMOOLAM VS. INDIAN BANK [LAWS(MAD)-2008-7-280] [REFERRED TO]
KESAO NARAYAN PATIL ALIAS BABASAHEB DHABEKAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2010-1-101] [REFERRED TO]
K VILASINI VS. EDWIN PERIERA [LAWS(SC)-2008-8-133] [REFERRED TO]
ROSY VS. RAPPAI, S/O.PALISSERY LONAPPAN [LAWS(KER)-2012-11-172] [REFERRED TO]
K. LAKSHMIDEVAMMA AND ANOTHER VS. CANARA BANK AND OTHERS [LAWS(APH)-2016-7-41] [REFERRED TO]
PRADEEP J.KAUNTE VS. GOA STATE CO-OP.BANK LTD. [LAWS(BOM)-2017-3-113] [REFERRED TO]
C VELU ALIAS VENKATESALAM VS. S KANDASAMY CHETTIAR [LAWS(MAD)-2010-7-104] [REFERRED TO]
P SHUYJAATH RAHEED VS. STATE BANK OF INDIA [LAWS(MAD)-2012-6-27] [REFERRED TO]
GEETA DEVI KHUNTETA VS. RECOVERY OFFICER [LAWS(RAJ)-2010-1-14] [REFERRED TO]
SUKHDEV SINGH VS. CHARANJIT SINGH [LAWS(P&H)-2011-8-25] [REFERRED TO]


JUDGEMENT

Arijit Pasayat, J. - (1.)Challenge in these appeals is to the judgment of a Division Bench of the Kerala High Court. The Civil Revision petitions in proceedings under Order 34 Rule 5 of the Code of Civil Procedure, 1908 (in short the Code) were dismissed by a common judgment dated 2-6-1997.
(2.)Factual position, which is practically undisputed need to be noted in brief.
(3.)The decrees for sale in the above cases were passed on 8-2-1989 and 30-7-1985 respectively. At the time of passing the decrees in the case, amendments as applicable to the State of Kerala were in force. The amendment stood repealed by virtue of Section 97(1) of the Code of Civil Procedure (Amendment) Act, 1976 (Act 104 of 1976) (in short the Amendment Act) which came into force on 1-2-1977.


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