CITATION CODES

CASE NO.

Criminal Appeals No. 736 Of 2014 With Nos. 737-807 Of 2014

ACTS

provisions of sub-section (4) of Section 13 read with Section 14 of the principal Act;(ix) that the provisions of this Act and the Rules

provision in sub-section (13) of Section 13 of the Sarfaesi Act and the provisions of the Transfer of Property Act

Section 13 of the Sarfaesi Act. Sub-rules (1) and (2) of Rule 8 of the Security Interest (Enforcement) Rules, 2002

sub-section (4) of Section 13.(5-C) The provisions of Section 9 of the Banking Regulation Act, 1949 (10 of 1949)

Transfer of Property Act gets determined. Sections 105 and 111 of the Transfer of Property Act,

sub-rule (1) and sub-rule (2) of Rule 8 of the Security Interest (Enforcement) Rules, 2002,

provisions of the Sarfaesi Act. Sub-section (6) of Section 13 of the Sarfaesi Act

Section 13(12) read with Rule 9 of the Security Interest (Enforcement) Rules, 2002

Sub-rules (1), (2) and (3) of Rule 8 of the Security Interest (Enforcement) Rules, 2002

sub-rules (1) and (2) of Rule 8 of the Security Interest (Enforcement) Rules, 2002

sub-rules (1) and (2) of Rule 8 of the Security Interest (Enforcement) Rules, 2002,

provisions of Section 269-UD and Section 269-UE of the Income Tax Act, 1961

provisions of the Transfer of Property Act. Section 35 of the Sarfaesi Act,

Rule 8 read with Rule 9 of the Security Interest (Enforcement) Rules, 2002

sub-section (4) of Section 13 read with Section 35 of the Sarfaesi Act

lessee.31. Sub-sections (1), (2) and (3) of Section 17 of the Sarfaesi Act

provisions of sub-section (3) of Section 17 of the Sarfaesi Act

clause (a) in sub-section (4) of Section 13 of the Sarfaesi Act

creditor.29. Sub-section (3) of Section 14 of the Sarfaesi Act

Section 13(4) read with Section 17(3) of the Sarfaesi Act

provisions of this Act and the Rules made thereunder.(3)

sub-section (13) of Section 13 of the Sarfaesi Act

sub-section (13) of Section 13 of the Sarfaesi Act,

sub-section (13) of Section 13 of the Sarfaesi Act

sub-section (2) of Section 13 of the Sarfaesi Act,

sub-section (4) of Section 13 of the Sarfaesi Act

sub-section (2) of Section 13 of the Sarfaesi Act,

sub-section (1) of Section 14 of the Sarfaesi Act

sub-section (2) of Section 13 of the Sarfaesi Act

sub-section (1) of Section 14 of the Sarfaesi Act

sub-section (6) of Section 13 of the Sarfaesi Act,

sub-section (1) of Section 17 of the Sarfaesi Act,

sub-section (3) of Section 17 of the Sarfaesi Act,

sub-section (1) of Section 13 of the Sarfaesi Act

sub-section (2) of Section 13 of the Sarfaesi Act

sub-section (2) of Section 13 of the Sarfaesi Act

sub-section (2) of Section 13 of the Sarfaesi Act

sub-section (3) of Section 14 of the Sarfaesi Act

sub-section (2) of Section 13 of the Sarfaesi Act,

sub-section (2) of Section 13 of the Sarfaesi Act

sub-section (4) of Section 13 of the Sarfaesi Act,

sub-section (4) of Section 13 of the Sarfaesi Act

sub-section (4) of Section 13 of the Sarfaesi Act

sub-section (4) of Section 13 of the Sarfaesi Act

provisions of Section 14 of the Sarfaesi Act

provisions of Section 13 of the Sarfaesi Act

provisions of Section 13 of the Sarfaesi Act

provisions of sub-section (2) of Section 13,

Articles 226 and 227 of the Constitution

Articles 226 and 227 of the Constitution

Articles 226 and 227 of the Constitution

lease.24. Section 14 of the Sarfaesi Act

clause (d) of sub-section (4) of Section 13,

lease.20. Section 13 of the Sarfaesi Act

Security Interest Act, 2002 (54 of 2002)

Article 300-A of the Constitution.

Article 300-A of the Constitution,

Section 13(4) of the Sarfaesi Act

Section 17(1) of the Sarfaesi Act

Section 17(1) of the Sarfaesi Act

Section 17(1) of the Sarfaesi Act

Article 136 of the Constitution

Article 136 of the Constitution

Section 14(1) of the Sarfaesi Act

sub-section (1) of Section 269-UE

sub-section (1) of Section 269-UD,

sub-section (2) of Section 269-UE

sub-section (1) of Section 269-UD

sub-section (2) of Section 269-UE

clauses (a) to (d) of sub-section (4)

Sub-section (3) of Section 65-A

sub-section (2) of Section 65-A,

sub-section (4) of Section 13

sub-section (2) of Section 13

provisions of sub-section (1),

sub-section (4) of Section 13

sub-section (4) of Section 13

sub-section (4) of Section 13,

sub-section (4) of Section 13

sub-section (4) of Section 13.

sub-section (4) of Section 13

sub-section (4) of Section 13

sub-section (2) of Section 13,

sub-section (4) of Section 13

provisions of sub-section (2),

provisions of sub-section (1)

provisions of sub-section (2)

provisions of sub-section (4),

clause (d) of sub-section (4)

Rule 8(1)]Possession

sub-section (5-A).(6)

sub-section (4).(3)

sub-rule (1)

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Harshad Govardhan Sondagar v. International Assets Reconstruction Company Limited And Others
Supreme Court Of India (3 Apr, 2014)