ISHWAR SINIGH S/O INDAL SINGH Vs. TEHSILDAR AND ANOTHER
LAWS(UTN)-2012-2-64
HIGH COURT OF UTTARAKHAND
Decided on February 17,2012

Ishwar Sinigh S/O Indal Singh Appellant
VERSUS
Tehsildar And Another Respondents

JUDGEMENT

- (1.) Heard learned counsel for the parties.
(2.) The petitioner, by means of this writ petition, has prayed for a writ, order or direction in the nature of certiorari to quash the recovery notice dated 26.11.2011 issued by respondent no. 1.
(3.) Brief facts giving rise to the present case are that in the year 2000, the petitioner had taken a loan of '80,000/- from the respondent Bank, but on account of some unavoidable circumstances and financial crisis, he could not repay the loan amount. On 26.11.20011, respondent Bank issued a recovery notice for a sum of '1,37,852/- against the petitioner. Hence, the present writ petition.;


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