ISHWAR SINIGH, S/O SRI INDAL SINGH, R/O VILLAGE AHELI, TEHSIL SITARGANJ, U.S. NAGAR Vs. TEHSILDAR AND ANOTHER
LAWS(UTN)-2012-2-31
HIGH COURT OF UTTARAKHAND
Decided on February 17,2012

Ishwar Sinigh, S/O Sri Indal Singh, R/O Village Aheli, Tehsil Sitarganj, U.S. Nagar Appellant
VERSUS
Tehsildar And Another Respondents

JUDGEMENT

V.K. Bist, J. - (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. Brief facts giving rise to the present case are that in the year 2000, the petitioner had taken a loan of Rs.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 Rs.1,37,852/ - against the petitioner. Hence, the present writ petition.
(3.) LEARNED counsel for the petitioner has submitted that the petitioner is ready to deposit the entire amount along with recovery charges and interest in easy equal installments. Learned counsel for the respondent Bank has also submitted that the Bank will have no objection, in case, the entire amount with recovery charges and interest is deposited in installments, but he submitted that the first installment should be deposited within a month.;


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