ANURADHA MALHOTRA Vs. AUTHORIZED OFFICER UCO BANK & OTHERS
LAWS(UTN)-2013-10-114
HIGH COURT OF UTTARAKHAND
Decided on October 28,2013

Anuradha Malhotra Appellant
VERSUS
Authorized Officer Uco Bank And Others Respondents

JUDGEMENT

- (1.) The petitioner has challenged, by means of this writ petition, the auction sale dated 30.01.2013, which has been made in favour of respondent Nos. 7 and 8 by the UCO Bank.
(2.) Brief facts of the case are that the husband of respondent No. 4 and father of respondent Nos. 5 and 6 had taken a loan from the UCO Bank, Branch Paltan Bazar, Dehradun, in which the predecessor in interest of the above respondents had mortgaged his immovable property i.e. the land and the house.
(3.) Since the loan was not repaid to the Bank, the proceedings of mortgage of property of the house and adjoining land of the respondent Nos. 4 to 6 under Section 13(2) of the Securitisation and Reconstruction of Financial Assets and Enforcement of Security Interest Act, 2002 (hereinafter referred to as 'SARFAESI Act) have been initiated against them.;


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