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Karnataka High Court
M Suresh vs M/S.Uco Bank Ltd on 17 June, 2013
Author: Mohan .M.Shantanagoudar
                             -1-


  IN THE HIGH COURT OF KARNATAKA AT BANGALORE

        DATED THIS THE 17TH DAY OF JUNE, 2013

                           BEFORE

THE HON'BLE MR.JUSTICE MOHAN .M. SHANTANAGOUDAR

   WRIT PETITION NOS.14158-14159/2011(GM-RES)

BETWEEN :

1. M. Suresh
   S/o late Munisubbanna
   Aged about 53 years

2. Mrs. S. Umadevi
   W/o M. Suresh
   Aged about 48 years

  Both are presently R/a
  No.950, 24th Main, Jayanagar
  4th 'T' Block, Bangalore-560 041.   ..Petitioners

(By M/s. Harish & Co., Adv.,)

AND :

1. M/s. UCO Bank Ltd.,
   Head Office
   No.10, BTM Serani
   Brabourne Road
   Kolkata-700 001
   Rep by its Chairman &
   Managing Director.

2. The Senior Manager
   Uco Bank Ltd.,
   Jayanagar Branch
                              -2-


   Bangalore.

3. The Zonal Manager
   Zonal Office Ltd.,
   Uco Bank, 13/22
   KG Road, II Floor
   Bangalore-560 009.

4. The Chairman & Managing Director
   M/s. UCO Bank Ltd.,
   Head Office
   No.10, BTM Serani
   Brabourne Road
   Kolkata-700 001.

5. The Authorised Officer
   UCO Bank Ltd.,
   Jayanagar Branch
   Bangalore.                              ..Respondents

(By M/s. K. R. Parashuram & Associates, Adv.,)

      These writ petitions are filed under Articles 226 and
227 of the Constitution of India, praying to quash the
statutory notice issued by the fifth respondent dated
3.1.2011 under Section 13(2) of the SARFAESI Act, i.e.,
Annexure-H.

       These writ petitions coming on for preliminary hearing
in 'B' group this day the Court made the following:-

                         ORDER

In view of availability of alternative and efficacious remedy of appeal, this Court declines to entertain these writ petitions. -3-

Hence, writ petitions fail and accordingly, the same stand dismissed.

It is open for the petitioners to file an appeal before the appropriate forum within four weeks from today.

Sd/-

JUDGE *ck/-