VIKRAM SINGH Vs. STATE OF UTTARANCHAL
LAWS(UTN)-2013-6-91
HIGH COURT OF UTTARAKHAND
Decided on June 23,2013

VIKRAM SINGH Appellant
VERSUS
STATE OF UTTARANCHAL Respondents

JUDGEMENT

RAJESH TANDON, J. - (1.) HEARD Sri Parikshit Saini, Advocate for the petitioner and Standing Counsel for the State.
(2.) BY the present writ petition, the petitioner has prayed for a writ of certiorari quashing the order dated 27th January, 2006 passed by respondent no.2 in Misc. Appeal No. 7/2003 - 04 Vikram Singh Vs. State of Uttaranchal (Annexure No. 7 to the writ petition).
(3.) BRIEFLY stated, the petitioner took a loan of Rs. 17,000/ - from the Punjab National Bank Civil Lines, Roorkee, on 20.11.1979 for running the Flour Mill, but due to some reasons, the petitioner could not repay the loan amount and on 26.10.1993, a recovery certificate was issued against the petitioner. Thereafter, the flour mill of the petitioner was auctioned by the Tehsildar, but the amount could not be repaid by the aforesaid auction and the balance amount was Rs. 93,158.26 and the proceedings for recovery of the amount were initiated against the petitioner for recovery by selling his immovable property by S.D.M. Roorkee and the proceedings for auction of immovable property was started and on 27.09.1996, the property was auctioned, however the same was cancelled.;


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