MAMTA BISHT Vs. AUTHORIZED OFFICER, CANARA BANK
LAWS(UTN)-2012-4-57
HIGH COURT OF UTTARAKHAND
Decided on April 03,2012

MAMTA BISHT Appellant
VERSUS
Authorized Officer, Canara Bank Respondents

JUDGEMENT

- (1.) Issue a writ order or direction in the nature of certiorari quashing SERFAESI proceedings initiated against the petitioner by the respondent bank along with demand notice and possession notice dated 22-1-2011 under Section 13(2) of the Securitisation and Reconstruction of Financial Assets and Enforcement of Security Interest Act, 2002 (for short the Act) (contained as Annexure No. 2 to the writ petition. Issue a writ order or direction in the nature of mandamus directing the respondent bank to immediately stop the sale of the property of the petitioner pledged with the respondent bank.
(2.) Issue any other order or direction, which this Hon'ble Court may deem fit and proper in the circumstances of the case.
(3.) Award the cost of petition.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.