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Bombay HC: Jurisdiction of DM Under SARFAESI Act Purely Ministerial in Nature - (25 Aug 2022)

BANKING

Bombay High Court while observing that jurisdiction of District Magistrate (DM) is limited only to assisting secured creditors in taking possession of secured assets under SARFAESI Act, has held that DM isn't empowered to hear borrower or third parties while deciding application by secured creditor.

Tags : BOMBAY HIGH COURT   SARFAESI   DISTRICT MAGISTRATE  

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