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Calcutta High Court
Hdfc Bank Limited vs Durpati Devi Singh & Anr on 18 May, 2017
                                     ORDER SHEET
                                   EC No.522 of 2015
                           IN THE HIGH COURT AT CALCUTTA
                            Ordinary Original Civil Jurisdiction
                                     ORIGINAL SIDE



                                 HDFC BANK LIMITED
                                       Versus
                              DURPATI DEVI SINGH & ANR.


  BEFORE:
  The Hon'ble JUSTICE SOUMEN SEN

Date : 18th May, 2017.

Appearance:

Mr. Ayan De, Adv.

Mr. Vikas Bansal Agarawal, Adv.

The Court: Mr. V.B. Agarawal, the learned Counsel representing the judgment debtors submits that the receiver has taken possession of the vehicle and the judgment debtors have no objection in the event steps are taken for sale of the said asset.

Under such circumstances, the Receiver shall take immediate steps for sale of the said asset by public auction after valuation of the said vehicle in a newspaper of the choice of the decree holder. The matter is made returnable after six weeks when the Court shall consider the offers to be placed before this Court by the Receiver. It would be open for the parties, in the meantime, to have the disputes resolved if possible.

Mr. V.B. Agarawal undertakes to file vokalatnama on behalf of the judgment debtors by tomorrow.

(SOUMEN SEN, J.) sp/