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K. Neelavathi Vs. The Manager, UCO Bank - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD)No. 19498 of 2016
Judge
AppellantK. Neelavathi
RespondentThe Manager, UCO Bank
Excerpt:
.....will be granted loan for the 3rd and 4th year. 4. recording the above submissions, this writ petition is disposed of with a direction to the second respondent to consider the petitioner's application and grant loan to him for 3rd and 4th year, within a period of four weeks from the date of receipt of a copy of this order. no costs.
Judgment:

(Prayer: Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Certiorarified Mandamus to quash the order passed in GEN :3:2016 dated 19.08.2016 on the file of the respondent herein and consequently direct the respondent to grant education loan to the petitioner for a sum of Rs.2,62,200/- (Rs.65,550/-x 4 years) (Rupees Two Lakhs Sixty Two Thousand and Two Hundred only) pursuant to the application dated 03.02.2016.)

1. This writ petition has been filed challenging the impugned order passed by the respondent bank, dated 19.08.2016, wherein the respondent bank refused the educational loan to the petitioner, and seeking consequential direction to the respondent to grant education loan to the petitioner for a sum of Rs.2,62,200/- (Rs.65,550/- 4 years) (Rupees Two Lakhs Sixty Two Thousand and Two Hundred only) pursuant to the application dated 03.02.2016.

2. Already this Court has passed an order in W.P(MD)No.9534 of 2016, dated 14.07.2016, on the admission made by the respondent bank that they will grant educational loan to the petitioner for the 3rd and 4th year. Since the second respondent bank has not granted loan as per the undertaking given before this Court, the petitioner has come before this Court.

3. Today, when the matter is taken up for hearing, the learned counsel for the respondent bank fairly submitted that the petitioner will be granted loan for the 3rd and 4th year.

4. Recording the above submissions, this writ petition is disposed of with a direction to the second respondent to consider the petitioner's application and grant loan to him for 3rd and 4th year, within a period of four weeks from the date of receipt of a copy of this order. No costs.


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