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Roni A.P.P. Poonthottam vs Kerala Financial Corporation on 22 September, 2008

Kerala High Court
Roni A.P.P. Poonthottam vs Kerala Financial Corporation on 22 September, 2008
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 28056 of 2008(M)


1. RONI A.P.P. POONTHOTTAM, S/O ABRAHAM,
                      ...  Petitioner
2. THRESIAMMA ABRAHAM, S/O ABRAHAM,

                        Vs



1. KERALA FINANCIAL CORPORATION
                       ...       Respondent

2. CHIEF MANAGER, KERALA FINANCIAL

                For Petitioner  :SRI.BABY KURIAKOSE

                For Respondent  :SRI.M.M.SAYED MUHAMMED, SC, KFC

The Hon'ble MR. Justice K.M.JOSEPH

 Dated :22/09/2008

 O R D E R
                                   K.M.JOSEPH, J.
                        - - - - - - - - - - - - - - - - - - - - - - - - -
                            WP.(C) No. 28056 of 2008
                        - - - - - - - - - - - - - - - - - - - - - - - - -
                     Dated this the 22nd day of September, 2008

                                      JUDGMENT

Petitioners are defaulters in respect of a loan availed from the

Kerala State Financial Corporation. Petitioner has filed Ext.P2, which is a

request for one time settlement.

2. I heard learned counsel for the petitioner and the learned

Standing Counsel for the respondents.

3. Learned counsel for the respondents submits that without

initial payment of 10% of the amount, Ext.P2 cannot be considered. Sale

of the petitioners’ properties is posted tomorrow .

In such circumstances, the writ petition is disposed of as

follows:

If the petitioner remits a sum of Rs.2,70,000/- prior to 2 p.m.,

on 23.9.2008, the sale of the properties of the petitioners will stand

adjourned by a period of two months. If the payment is made as aforesaid,

the first respondent will consider Ext.P2 in accordance with law and take a

decision thereon and communicate the same to the petitioner within a period

of six weeks from today. If no payment is made, it is made clear that the

sale can go on in accordance with law.

(K.M. JOSEPH, JUDGE)

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