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Allahabad High Court
Anwar Mahfooz Khan vs D.M. Collector Lucknow And Others on 17 June, 2010
Court No. - 27

Case :- MISC. BENCH No. - 5776 of 2010

Petitioner :- Anwar Mahfooz Khan
Respondent :- D.M. Collector Lucknow And Others
Petitioner Counsel :- M.S.Khan
Respondent Counsel :- C.S.C.,Vinay Shanker

Hon'ble Devi Prasad Singh,J.

Hon’ble Yogendra Kumar Sangal,J.

Heard learned counsel for the parties.

Learned counsel for the respondent stated that on account of default of
payment of loan amount, recovery proceedings have been initiated.

Submission of the petitioner is that the amount sought to recover is not correct
amount payable by the petitioner. However, it is submitted by the petitioner’s
counsel that petitioner is ready to pay entire dues.

Keeping in view the statement made and under the facts and circumstances of
the case, respondents No. 2/3 are directed to provide the statement of account
to the petitioner within 15 days from today. Thereafter petitioner is directed to
pay entire dues in next two months. However, in case of default of payment of
dues, respondents shall proceed against the petitioner in accordance with law.

After making payment of entire dues by the petitioner, respondents shall
return the original documents of the petitioner submitted while sanctioning
the loan.

With the above observations, writ petition is finally disposed of.

Order Date :- 17.6.2010
Rakesh


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