Skip to content


Jerome Jayakumar Vs. The Zonal Manager, The Catholic Syrian Bank Ltd, Zonal Office, Malankara Building Complex, Thiruvanathapuram and Another - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD) No. 16905 of 2016 & M.P.(MD).No. 12263 of 2016
Judge
AppellantJerome Jayakumar
RespondentThe Zonal Manager, The Catholic Syrian Bank Ltd, Zonal Office, Malankara Building Complex, Thiruvanathapuram and Another
Excerpt:
.....to avail the alternative remedy in the manner known to law. no costs. consequently, the connected miscellaneous petition is.....
Judgment:

(Prayer: Writ Petition is filed under Article 226 of the Constitution of India for issuance of a Writ of Certiorari to call for the records on the file of the 2nd respondent in connection with the impugned Public Auction Notice for sale of Immovable Properties issued by him in his Auction Notice No.TVPMZ/SARFAESI/SALE/017/2016-17 dated 4th August 2016 and quash the same as illegal, arbitrary and colourable exercise of power.)

M. SATHYANARAYANAN, J.

1. Learned counsel for the petitioner, on instructions, seeks permission of this Court to withdraw this Writ Petition with liberty to avail the alternative remedy under the SARFAESI Act. He has also made an endorsement to that effect.

2. This Writ Petition is dismissed withdrawn with liberty to the petitioner to avail the alternative remedy in the manner known to law. No costs. Consequently, the connected miscellaneous petition is closed.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //