NEERAJ GIRI Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-4-58
HIGH COURT OF UTTARAKHAND
Decided on April 04,2012

Neeraj Giri Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) Learned counsel for the petitioner files affidavit of service upon respondent No. 3. The same is taken on record. By means of this writ petition, the petitioner has sought a writ in the nature of certiorari quashing the impugned recovery citation dated 31-1-2012 issued by the respondent No. 2 for a sum of Rs. 1,74,570-00 plus other charges (Annexure No. 1 to the writ petition).
(2.) Learned counsel for the respondent No. 1 and 2 has submitted that the writ petition may be disposed of finally at admission stage as on today as the petitioner is ready to deposit the entire outstanding amount under the impugned recovery citation (Annexure 1 to the writ petition) along with recovery charges.
(3.) According to the petitioner the petitioner took a loan to the tune of Rs. 1,16,000/- from the respondent No. 3-Bank on 31-1-2008 for getting diploma of Flight Steward. The amount of loan was to be paid within a period of five years. When the loan amount was not repaid to the Bank within the stipulated period, the impugned recovery citation has been issued against the petitioner.;


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