Bom HC: Person Cannot be Deprived of Right to Sleep by Recording Statements at Unearthly Hours  ||  Supreme Court: Enable E-Filing & Virtual Appearance Facilities At UP District Courts  ||  Supreme Court: Regulations of University Grants Commission are Binding on Universities  ||  Ker. HC: Assessment Order Quashed on Finding that Assessee Not Provided Effective Hearing  ||  Bom. HC: All Necessary Measures to be Taken to Prevent Law & Order Breach During Ram Navami Rally  ||  Del. HC: False Accusation of Child Abuse More Painful than Rigours of Trial and Imprisonment  ||  Supreme Court: Actual Statement Made by Person in the Court is Evidence Before Court  ||  Bombay HC: Court Setting Aside Magistrate's Order for Police Investi. Won’t Lead to Quashing of FIR  ||  SC: Evidence by Power of Attorney Holders Can Only be Given of Facts Within Their Personal Knowledge  ||  Delhi High Court: Compensation Can be Awarded on Guesswork When it is Difficult to Prove Loss    

Secured Creditor Should Mandatorily Consider Debtor’s Representation SARFAESI Act: Supreme Court - (21 Mar 2018)

Supreme Court has held that while recovering secured property from Non-Performing Assets (NPAs), a secured creditor should mandatorily consider the debtor’s representation under Section 13 (3A), after the initiation of proceedings under Section 13 of SARFAESI Act.

Tags : SUPREME COURT   SARFAESI ACT  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved