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M/s. Rovin Packers, Rep. by its Proprietor, S. Geraldpious v/s Indian Bank, Rep. by its Authorized Officer, Royapaettah & Others


Company & Directors' Information:- L C PACKERS PRIVATE LIMITED [Active] CIN = U25202DL2012PTC241798

Company & Directors' Information:- K M D PACKERS PRIVATE LIMITED [Active] CIN = U74950DL2000PTC104742

Company & Directors' Information:- PACKERS INDIA PVT LTD [Active] CIN = U99999MH1985PTC038391

Company & Directors' Information:- Q E D PACKERS PRIVATE LIMITED [Active] CIN = U74950DL2001PTC110725

Company & Directors' Information:- S S A S PACKERS PRIVATE LIMITED [Active] CIN = U21029WB2012PTC179508

Company & Directors' Information:- J. S. PACKERS PRIVATE LIMITED [Active] CIN = U36991UP1995PTC018211

Company & Directors' Information:- PACKERS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U14102KA1999PTC024636

Company & Directors' Information:- PACKERS PRIVATE LIMITED [Active] CIN = U21010MH1968PTC014058

Company & Directors' Information:- K B S PACKERS PVT LTD [Strike Off] CIN = U99999UP1972PTC003540

Company & Directors' Information:- A & A PACKERS PRIVATE LIMITED [Active] CIN = U63090UP2011PTC047868

Company & Directors' Information:- S H K PACKERS PRIVATE LIMITED [Strike Off] CIN = U21000HP2013PTC000458

    W.P.(MD) No. 20861 of 207 & W.M.P.(MD) No. 17149 of 2017

    Decided On, 14 November 2017

    At, Before the Madurai Bench of Madras High Court

    By, THE HONOURABLE MR. JUSTICE M. VENUGOPAL & THE HONOURABLE MR. JUSTICE ABDUL QUDDHOSE

    For the Petitioner: M. Solaisamy, Advocate. For the Respondents: R1 to R3, Pala Ramasamy, Advocate.



Judgment Text

(Prayer: Writ Petition is filed under Article 226 of the Constitution of India praying for the issuance of a Writ of Mandamus, directing the first Respondent to set aside the intended sale notice under Rule 6(2) and 8(6) of SARFAESI Act, dated 17.04.2017 to take over the possession of the security property and consequently, direct the third Respondent to stop further proceedings in respect of the e-auction conducted by him on 06.05.2017.)

M. Venugopal, J.

1. Mr.Pala Ramasamy, Learned Standing Counsel, takes notice for the Respondents 1 to 3.

2. Heard the Learned Counsel for the Petitioner and the Learned Standing Counsel appearing for the Respondents 1 to 3/Bank.

3. Insofar as the Respondents 4 and 5 are concerned, to avoid an avoidable delay, issuance of notice is dispensed with.

4. It comes to be known that the Indian Bank, Rajapalayam Branch, Virudhunagar District, had issued the 'Notice of Intended Sale, dated 17.04.2017' to bring the properties on sale. As a matter of fact, the fifth Respondent is the successful bidder in the e-auction conducted by the Bank. The reserved price was said to be determined as Rs.23,00,098/-. The fifth Respondent was declared as the successful bidder for Rs.24,50,000/-.

5. In view of the fact that the Petitioner was issued with the Notice of Intended Sale under Rule 6(2) and 8(6) of the Security Interest (Enforcement Rules), 2002 under the Securitization and Reconstruction of Financial Assets and Enforcement of Security Interest Act, 2002 and also taking note of the fact that the fifth Respondent is the successful bidder in the e-auction that took place on 06.05.2017, this Court is of the considered view that the Petitioner is to approach the Debts Recovery Tribunal, Madurai, which is the competent authority, to assail the impugned Notice of Intended Sale dated 17.04.2017. In short, the filing of the Writ Petition challenging the Intended Notice of Sale issued by the second Respondent/Indian Bank, dated 17.04.2017, is per se not maintainable in law, because of the simple reason that the Petitioner has an effective, efficacious, viable and alternative statutory remedy of approaching the Debts Recovery Tribunal, Madurai, of course, in the manner known to law and in accordance with law, for redressal of its grievances.

6. In fine, the Writ Petition is dismissed. No costs. Consequently, the connected Miscellaneous Petition is closed.

7. However, it is abun

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dantly made clear that the dismissal of the present Writ Petition will not preclude the Petitioner to approach the competent Debts Recovery Tribunal and to seek redressal of its grievances in the manner known to law and in accordance with law, if it so desires/if so advised.
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