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Sanjay Textiles Vs. State Bank of India - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtDelhi High Court
Decided On
Case NumberCivil Revision Appeal No. 1002 of 1983
Judge
Reported in1984(7)DRJ133
ActsCode of Civil Procedure (CPC), 1908 - Order 21, Rule 49
AppellantSanjay Textiles
RespondentState Bank of India
Advocates: Yoginder Nath,; Mukesh Kher,; Yoginder Nath and;
Excerpt:
.....that the property to attached, does not belong to j.d. and is in fact the property of partnership.; after the attachment is effected the petitioner/objector has a right to file objections but not prior to attachment. - j.d. jain, j. (1) after the attachment is effected the petitioner/objector has a right to file objections but not prior to attachment.
Judgment:

J.D. Jain, J.

(1) After the attachment is effected the petitioner/objector has a right to file objections but not prior to attachment.


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