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Ashok Pal Singh Jadon vs.state Bank of India - Court Judgment

LegalCrystal Citation
CourtDelhi High Court
Decided On
AppellantAshok Pal Singh Jadon
RespondentState Bank of India
Excerpt:
.....hima kohli,.....
Judgment:

$~10 * + W.P.(C) 4007/2015 IN THE HIGH COURT OF DELHI AT NEW DELHI1 2. ASHOK PAL SINGH JADON Through : Mr. B.A.S. Jadon, Advocate ........ Petitioner

Through : Mr. S.L. Gupta, Advocate ..... Respondent versus STATE BANK OF INDIA CORAM: HON'BLE MS. JUSTICE HIMA KOHLI % Pleadings are complete. ORDER

2710.2016 Counsel for the respondent states that he has raised a preliminary objection with regard to the maintainability of the present petition in this Court for lack of territorial jurisdiction on the ground that the petitioner has opened an account with the main branch of the respondent/Bank at Morena in the State of Madhya Pradesh and the petitioner himself is a resident of the Gwalior, Madhya Pradesh and therefore no part of the actionable cause of action has arisen in Delhi.

3. Counsel for the petitioner fairly states that he may be permitted to withdraw the present petition with liberty to approach the competent court vested with the territorial jurisdiction in that regard, for venting his grievance against the respondent/Bank.

4. Leave, as prayed for, is granted. The writ petition is dismissed as withdrawn. OCTOBER27 2016/sk/ap HIMA KOHLI, J


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