w w w . L a w y e r S e r v i c e s . i n



Automotive Manufacturers Pvt. Ltd., Rep. by its authorized signatory, T.R. Ganesh Iyer v/s The Andhra Pradesh Industrial Infrastructure Corporation Limited (APIIC), rep. by its Managing Director & Others


Company & Directors' Information:- INFRASTRUCTURE CORPORATION OF ANDHRA PRADESH LIMITED [Active] CIN = U45200TG2005SGC046388

Company & Directors' Information:- G K S INFRASTRUCTURE LIMITED [Active] CIN = L45400DL1985PLC021038

Company & Directors' Information:- A INFRASTRUCTURE LIMITED [Active] CIN = L25191RJ1980PLC002077

Company & Directors' Information:- K D P INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U74899DL1993PTC054780

Company & Directors' Information:- K P INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45203GJ2004PTC043482

Company & Directors' Information:- C INFRASTRUCTURE CORPORATION LIMITED [Strike Off] CIN = U61100DL1982PLC013968

Company & Directors' Information:- ANDHRA PRADESH INDUSTRIAL INFRASTRUCTURE CORPN LTD [Active] CIN = U99999TG1973SGC001630

Company & Directors' Information:- B & G INFRASTRUCTURE COMPANY PRIVATE LIMITED [Active] CIN = U40105TN2001PTC047408

Company & Directors' Information:- J J AUTOMOTIVE LTD [Active] CIN = L34103WB1981PLC033996

Company & Directors' Information:- O B INFRASTRUCTURE LIMITED [Active] CIN = U45200TG2006PLC049067

Company & Directors' Information:- K U INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45206TG2008PTC096209

Company & Directors' Information:- Y T INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202MH2010PTC206409

Company & Directors' Information:- AUTOMOTIVE MANUFACTURERS PRIVATE LIMITED [Active] CIN = U34100MH1948PTC006781

Company & Directors' Information:- N K B INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200HR2011PTC042402

Company & Directors' Information:- V. K. INDUSTRIAL CORPORATION LIMITED [Active] CIN = U27100MH2004PLC149538

Company & Directors' Information:- R K D INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45209WB2009PTC131919

Company & Directors' Information:- B AND B INFRASTRUCTURE LIMITED [Active] CIN = U85110KA1987PLC008488

Company & Directors' Information:- K A J INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70101DL2011PTC217204

Company & Directors' Information:- R K INDUSTRIAL CORPORATION LIMITED [Strike Off] CIN = U29300PB1996PLC017836

Company & Directors' Information:- V T INDUSTRIAL CORPORATION LIMITED [Active] CIN = U74990TN2010PLC078041

Company & Directors' Information:- G M P INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400TG2009PTC066367

Company & Directors' Information:- S C L AUTOMOTIVE PRIVATE LIMITED [Active] CIN = U35900TN2009PTC072343

Company & Directors' Information:- U C C INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201MH2003PTC139844

Company & Directors' Information:- P. S. INDUSTRIAL INFRASTRUCTURE LIMITED [Active] CIN = U70100WB2007PLC115796

Company & Directors' Information:- R L INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70102UP2010PTC041755

Company & Directors' Information:- P P AUTOMOTIVE PRIVATE LIMITED [Active] CIN = U35999HR2009PTC039808

Company & Directors' Information:- L K INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400MH2010PTC203711

Company & Directors' Information:- B S R INFRASTRUCTURE PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U70101KA2006PTC038204

Company & Directors' Information:- B N A INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201MH2006PTC163769

Company & Directors' Information:- S K J INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45102MH2001PTC131284

Company & Directors' Information:- K B A INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202MH2009PTC194291

Company & Directors' Information:- V P M INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400TN2011PTC082368

Company & Directors' Information:- AUTOMOTIVE CORPN OF INDIA LTD [Strike Off] CIN = U15422MH1974PLC017377

Company & Directors' Information:- K INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201GJ2009PTC056299

Company & Directors' Information:- D G INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45401MH2004PTC146369

Company & Directors' Information:- G N AUTOMOTIVE PRIVATE LIMITED [Strike Off] CIN = U50102MH2010PTC201448

Company & Directors' Information:- E K INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200TN2008PTC066962

Company & Directors' Information:- A & A INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U74899DL1976PTC008196

Company & Directors' Information:- G. H. AUTOMOTIVE PRIVATE LIMITED [Active] CIN = U34300DL2007PTC161956

Company & Directors' Information:- K L N INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70100KA2013PTC070361

Company & Directors' Information:- B P INDUSTRIAL CORPN. PVT LTD [Active] CIN = U15312UP1973PTC087037

Company & Directors' Information:- C P INFRASTRUCTURE PVT LTD [Active] CIN = U45201DL2005PTC143865

Company & Directors' Information:- G. R. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200MH2005PTC152633

Company & Directors' Information:- R P INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200MH2003PTC141340

Company & Directors' Information:- K. J. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201MH2006PTC165014

Company & Directors' Information:- B S Y INFRASTRUCTURE PRIVATE LIMITED. [Active] CIN = U70101HR2006PTC064456

Company & Directors' Information:- GANESH INFRASTRUCTURE (INDIA) PRIVATE LIMITED [Active] CIN = U45201GJ2002PTC041365

Company & Directors' Information:- M AND S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400TN2011PTC083038

Company & Directors' Information:- V K D S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400WB2013PTC197196

Company & Directors' Information:- G B K INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202MH2008PTC177202

Company & Directors' Information:- G K INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200GJ2005PTC046213

Company & Directors' Information:- C V AUTOMOTIVE PRIVATE LIMITED [Active] CIN = U63011DL2009PTC189646

Company & Directors' Information:- G S M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201DL2004PTC125377

Company & Directors' Information:- V K M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400UP2008PTC034606

Company & Directors' Information:- A V INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45203WB2006PTC111599

Company & Directors' Information:- S. J. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200DL2006PTC155904

Company & Directors' Information:- B. N. S. INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400MH2010PTC206202

Company & Directors' Information:- K J AUTOMOTIVE PRIVATE LIMITED [Active] CIN = U50401PN2013PTC146058

Company & Directors' Information:- GANESH CORPORATION PRIVATE LIMITED [Active] CIN = U15311PN2011PTC141089

Company & Directors' Information:- B G M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400WB2011PTC162415

Company & Directors' Information:- S M V INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200DL2006PTC155016

Company & Directors' Information:- K S INFRASTRUCTURE PRIVATE LIMITED. [Active] CIN = U70101MP2006PTC020722

Company & Directors' Information:- K B S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70101DL2005PTC136641

Company & Directors' Information:- D L H INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U52600JH2010PTC014524

Company & Directors' Information:- S N N INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202KA2011PTC059893

Company & Directors' Information:- G. V. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400DL2012PTC234078

Company & Directors' Information:- A V A INDUSTRIAL CORPN PRIVATE LIMITED [Strike Off] CIN = U29191TZ1956PTC000261

Company & Directors' Information:- S A P INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201DL2005PTC141285

Company & Directors' Information:- K S K INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400DL2008PTC175908

Company & Directors' Information:- N P L INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400CH2009PTC031638

Company & Directors' Information:- D M AUTOMOTIVE PRIVATE LIMITED [Active] CIN = U29253HR2012PTC045797

Company & Directors' Information:- K. E. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400MH2012PTC225658

Company & Directors' Information:- P A S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200DL2006PTC155015

Company & Directors' Information:- G S T INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200MH2006PTC160073

Company & Directors' Information:- T K W AUTOMOTIVE PRIVATE LIMITED [Active] CIN = U34300DL2005PTC137031

Company & Directors' Information:- A B M MANUFACTURERS PVT LTD [Active] CIN = U51312WB1992PTC055066

Company & Directors' Information:- P J INFRASTRUCTURE PVT LTD [Active] CIN = U45200MH2006PTC159217

Company & Directors' Information:- S B M INFRASTRUCTURE LIMITED [Active] CIN = U70102CH1992PLC012381

Company & Directors' Information:- A V C INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70102TG2007PTC056671

Company & Directors' Information:- L K AUTOMOTIVE PRIVATE LIMITED [Active] CIN = U34300GJ2011PTC066118

Company & Directors' Information:- V D INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400WB2008PTC122820

Company & Directors' Information:- I V M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45209TG2011PTC073968

Company & Directors' Information:- THE INDUSTRIAL CORPORATION PRIVATE LIMITED [Active] CIN = U15420MH1921PTC000947

Company & Directors' Information:- U S INFRASTRUCTURE INDIA PRIVATE LIMITED [Strike Off] CIN = U74999DL2002PTC117525

Company & Directors' Information:- B G R INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202KA2012PTC065026

Company & Directors' Information:- N. R. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202GJ2006PTC049520

Company & Directors' Information:- K. G. R INFRASTRUCTURE PRIVATE LIMITED. [Strike Off] CIN = U70102DL2008PTC177822

Company & Directors' Information:- A L INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200MH2008PTC184347

Company & Directors' Information:- N B INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201OR2008PTC009989

Company & Directors' Information:- C. I. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45203MP2005PTC018149

Company & Directors' Information:- S G INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201RJ1999PTC015467

Company & Directors' Information:- N K MANUFACTURERS PRIVATE LIMITED [Active] CIN = U28120MH2004PTC146249

Company & Directors' Information:- S V MANUFACTURERS PRIVATE LIMITED [Active] CIN = U27106DL2007PTC157389

Company & Directors' Information:- J N INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201OR2008PTC009789

Company & Directors' Information:- K C INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200PB2008PTC032011

Company & Directors' Information:- C C I INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201TN2007PTC063617

Company & Directors' Information:- A Q INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400MH2010PTC203965

Company & Directors' Information:- A B INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200MH2004PTC144994

Company & Directors' Information:- S H A INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400UP2012PTC049795

Company & Directors' Information:- L V S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200TG2006PTC051289

Company & Directors' Information:- V H B INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400DL2008PTC172682

Company & Directors' Information:- G A V INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U74999DL2007PTC158113

Company & Directors' Information:- S & I INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400HR2007PTC037191

Company & Directors' Information:- V V S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70100KA2015PTC084214

Company & Directors' Information:- D L INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201CT2018PTC008919

Company & Directors' Information:- G. H. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45309UP2020PTC126090

Company & Directors' Information:- L R INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45402TN2007PTC064029

Company & Directors' Information:- G. D. INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45209MH2010PTC208011

Company & Directors' Information:- G N R INFRASTRUCTURE (INDIA) LIMITED [Strike Off] CIN = U45200TG2009PLC065140

Company & Directors' Information:- A R K INFRASTRUCTURE INDIA PRIVATE LIMITED [Strike Off] CIN = U74900TG2015PTC100714

Company & Directors' Information:- U V F INFRASTRUCTURE LIMITED [Active] CIN = U45400WB2010PLC153786

Company & Directors' Information:- B K INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201DL2005PTC136992

Company & Directors' Information:- R A INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U74899DL2005PTC143884

Company & Directors' Information:- D D INDUSTRIAL PRIVATE LIMITED [Active] CIN = U34102DL2006PTC156978

Company & Directors' Information:- C. A. D. INFRASTRUCTURE INDIA PRIVATE LIMITED [Strike Off] CIN = U45201MP1997PTC012280

Company & Directors' Information:- B R G INFRASTRUCTURE LIMITED [Active] CIN = U45201GJ2008PLC052708

Company & Directors' Information:- H. H. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201GJ2008PTC054481

Company & Directors' Information:- O P L INFRASTRUCTURE PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U70101HR2009PTC039553

Company & Directors' Information:- C M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201DL2003PTC122794

Company & Directors' Information:- J N AUTOMOTIVE PRIVATE LIMITED [Active] CIN = U50102AS2014PTC011838

Company & Directors' Information:- L & C INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200KA2008PTC046271

Company & Directors' Information:- R. S. V. INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70100WB2008PTC127373

Company & Directors' Information:- A S A AUTOMOTIVE PVT LTD [Strike Off] CIN = U51109WB1991PTC052174

Company & Directors' Information:- C D E INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201MH2012PTC235483

Company & Directors' Information:- V & B INFRASTRUCTURE (I) PRIVATE LIMITED [Under Process of Striking Off] CIN = U45400MH2010PTC206803

Company & Directors' Information:- D B G INFRASTRUCTURE (INDIA) PRIVATE LIMITED [Strike Off] CIN = U45209PN2010PTC137319

Company & Directors' Information:- C & C INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U74210PN2008PTC133179

Company & Directors' Information:- M N V INFRASTRUCTURE (INDIA) PRIVATE LIMITED [Strike Off] CIN = U45202AN2010PTC000130

Company & Directors' Information:- S C N INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U67200TG1995PTC021606

Company & Directors' Information:- R P V S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45203TG2011PTC072772

Company & Directors' Information:- S P H R INFRASTRUCTURE PVT LTD [Strike Off] CIN = U45209WB2006PTC109280

Company & Directors' Information:- J V INFRASTRUCTURE PRIVATE LIMITED [Under Process of Striking Off] CIN = U45201DL2005PTC139686

Company & Directors' Information:- S I S INFRASTRUCTURE PRIVATE LIMITED [Under Process of Striking Off] CIN = U70200DL2014PTC263278

Company & Directors' Information:- A S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70109DL1996PTC084029

Company & Directors' Information:- P G INFRASTRUCTURE PRIVATE LIMITED [Converted to LLP] CIN = U70109DL1996PTC084030

Company & Directors' Information:- B S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70109DL1996PTC084031

Company & Directors' Information:- M S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70109DL1996PTC084032

Company & Directors' Information:- Z M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200GJ2010PTC063179

Company & Directors' Information:- J B C INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45203PN1998PTC112753

Company & Directors' Information:- J K L INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45203TG1998PTC030087

Company & Directors' Information:- R L E S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45309TN2008PTC069251

Company & Directors' Information:- I I C INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70109DL2006PTC152588

Company & Directors' Information:- H. G. INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201GJ2007PTC049740

Company & Directors' Information:- D R P AUTOMOTIVE PRIVATE LIMITED [Active] CIN = U51101DL2014PTC267341

Company & Directors' Information:- AND INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U74999PY2016PTC008099

Company & Directors' Information:- J INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70200UR2012PTC000254

Company & Directors' Information:- T S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70100MP2008PTC021187

Company & Directors' Information:- G T INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200GJ2011PTC064637

Company & Directors' Information:- G L INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201GJ2007PTC050660

Company & Directors' Information:- J AND J MANUFACTURERS P LTD [Strike Off] CIN = U34300KL1981PTC003444

Company & Directors' Information:- M I J INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201DL2004PTC125213

Company & Directors' Information:- B T INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202GJ2004PTC043463

Company & Directors' Information:- F I C MANUFACTURERS PRIVATE LIMITED [Strike Off] CIN = U24211TZ1974PTC000693

Company & Directors' Information:- S B H INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U60231MH2011PTC217039

Company & Directors' Information:- A K INDUSTRIAL CORPORATION (INDIA) PRIVATE LIMITED [Active] CIN = U29130PN2014PTC151053

Company & Directors' Information:- Z & B INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70200MH2007PTC166887

Company & Directors' Information:- S & O INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400MH2011PTC214034

Company & Directors' Information:- D S AUTOMOTIVE PRIVATE LIMITED [Strike Off] CIN = U50102MH2011PTC215763

Company & Directors' Information:- D P S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200MH2006PTC159955

Company & Directors' Information:- M N A INFRASTRUCTURE PRIVATE LIMITED [Converted to LLP] CIN = U45400TG2009PTC063947

Company & Directors' Information:- T S A INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400UP2014PTC065137

Company & Directors' Information:- V B G INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70100TG2010PTC069278

Company & Directors' Information:- G S V INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45209TG2008PTC059195

Company & Directors' Information:- M N C INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45209TG2011PTC077524

Company & Directors' Information:- V. E AUTOMOTIVE INDIA PRIVATE LIMITED [Active] CIN = U34200UP2012PTC054101

Company & Directors' Information:- M W INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201CH2008PTC031045

Company & Directors' Information:- C R V MANUFACTURERS PRIVATE LIMITED [Active] CIN = U21022DL2012PTC245512

Company & Directors' Information:- M I T INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400DL2008PTC180830

Company & Directors' Information:- V N INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400DL2010PTC203928

Company & Directors' Information:- G J INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400DL2012PTC239594

Company & Directors' Information:- A TO Z INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400DL2014PTC272671

Company & Directors' Information:- K. S. AUTOMOTIVE PRIVATE LIMITED [Active] CIN = U51502DL2007PTC163634

Company & Directors' Information:- K K S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U74999DL2007PTC159678

Company & Directors' Information:- U R INFRASTRUCTURE COMPANY PRIVATE LIMITED [Active] CIN = U45201DL2004PTC127085

Company & Directors' Information:- I K INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201DL2005PTC135711

Company & Directors' Information:- S S T INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201DL2005PTC137437

Company & Directors' Information:- D S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201DL2005PTC138026

Company & Directors' Information:- A J S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201DL2005PTC140640

Company & Directors' Information:- M R INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201DL2005PTC143565

Company & Directors' Information:- V INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70200DL2009PTC191676

Company & Directors' Information:- J K AUTOMOTIVE PRIVATE LIMITED [Converted to LLP] CIN = U34300DL2011PTC218392

Company & Directors' Information:- K W INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70102DL2011PTC224462

Company & Directors' Information:- A S M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70102DL2015PTC279049

Company & Directors' Information:- J V B INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70102DL2015PTC283560

Company & Directors' Information:- A K S T INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70109DL2012PTC236675

Company & Directors' Information:- M. A. INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200DL2007PTC158810

Company & Directors' Information:- G S K INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200DL2006PTC155120

Company & Directors' Information:- H V INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200DL2007PTC158234

Company & Directors' Information:- R. R. G INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200DL2007PTC170567

Company & Directors' Information:- B P M INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200DL2008PTC179121

Company & Directors' Information:- M & H INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U80904DL2007PTC166303

Company & Directors' Information:- B H I INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70101MP2012PTC029256

Company & Directors' Information:- S AND Y INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200MP2013PTC031382

Company & Directors' Information:- P V R N INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400HR2010PTC040311

Company & Directors' Information:- C D INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U74900HR2007PTC037175

Company & Directors' Information:- GANESH INFRASTRUCTURE PRIVATE LIMITED [Amalgamated] CIN = U45201GJ2002PTC041060

Company & Directors' Information:- R J S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201GJ2009PTC055941

Company & Directors' Information:- B R B INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201GJ2008PTC053682

Company & Directors' Information:- B. R. INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201GJ2008PTC054103

Company & Directors' Information:- T H D INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200KL2012PTC032595

Company & Directors' Information:- J S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45203GJ2003PTC042641

Company & Directors' Information:- A L E M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U29308GJ2020PTC118118

Company & Directors' Information:- D H INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400MH2021PTC353332

Company & Directors' Information:- J B INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U64200GJ2021PTC121701

Company & Directors' Information:- A AND H INFRASTRUCTURE LIMITED [Strike Off] CIN = U45203MH1998PLC117368

Company & Directors' Information:- D L C INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201PB2007PTC031022

Company & Directors' Information:- IYER & CO PVT LTD [Strike Off] CIN = U26993TN1946PTC000933

Company & Directors' Information:- R S J INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45300DL2007PTC167583

Company & Directors' Information:- N K INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200DL2006PTC156614

Company & Directors' Information:- THE INDUSTRIAL CORPORATION LIMITED [Strike Off] CIN = U00804KA1948PLC000529

Company & Directors' Information:- IYER AND IYER PVT. LTD. [Not available for efiling] CIN = U74140MH2000PTC901620

Company & Directors' Information:- IYER AND IYER PRIVATE LIMITED [Strike Off] CIN = U22126MH1963PTC012664

    Writ Petition No. 6440 of 2018

    Decided On, 15 November 2019

    At, High Court of Andhra Pradesh

    By, THE HONOURABLE MRS. JUSTICE T. RAJANI

    For the Petitioner: Dammalapati Srinivasa Rao, Advocate. For the Respondents: R1 & R2, Ugra Narasimham, Standing Counsel, R3, Government Pleader for Industries & Commerce.



Judgment Text

1. The petitioner moved this court by way of this writ petition seeking to declare the cancellation order bearing Lr.No.IP/MNGLR/ Automotive/2006/1197, dated 29.08.2016, and the Cancellation cum Resumption Notice bearing Lr.No.ZO/GNT/IP-MNGLR/Automotve/2006/357, dated 06.02.2018, issued by the 2nd respondent, as illegal and arbitrary.2.The brief facts, which lead to the filing of this writ petition, are as follows:The petitioner company is one of India’s largest automobile dealers. As a part of the petitioner’s company expansion programme, to set up state of the art facilities including showrooms and workshops for the petitioner’s customers across the State of Andhra Pradesh, representations were made to the 1st respondent in the year 2006-07 for allotment of lands. In the same year, several parcels of lands were allotted to the petitioner company by the 1st respondent across various regions in the erstwhile united Andhra Pradesh. In Mangalagiri, Guntur District, an undeveloped parcel of land, admeasuring an extent of Ac.3-00 at Survey No.39(part) & 49(part) situated at Industrial Park, Mangalagiri, was allotted to the petitioner. The Provisional allotment was made by the 2nd respondent, dated 06.12.2006, stating that the land should be utilized for the purpose of setting up of a unit for the servicing and stocking of the automobile vehicles. At the time of allotment, the plot did not have road activity, no sewerages, no electricity and water connection. Six months later, an agreement of sale for the said land was executed on 21.05.2007. As a condition precedent to the petitioner being placed in the possession of the land, the petitioner paid Rs.1,45,69,200/-. It was further stated that the allotted land would be utilized exclusively for setting up of an automobile service centre and that the said project shall be implemented within two years of the petitioner being put in possession of the said plot. A possession certificate dated 21.05.2007 was also issued to the petitioner. The petitioner company was allotted around 11 plots of lands across the erstwhile state of united Andhra Pradesh for the construction of similar such automobile workshops and showrooms. By the year 2009, three of the projects were already implemented and were functional. However, given the global economic meltdown the automobile sector across the globe was hit and there was a slowdown in the sale and purchase of automobiles. Hence, the project was delayed at Mangalagiri. Petitioner approached the office of VC & MD of the 1st respondent by a letter dated 12.02.2009 explaining the reasons for the delay and requesting for rescheduling the uncompleted projects. Regarding the plot at Mangalagiri, an extension of time till 2012 was sought to implement the project. It was also requested that as the petitioner would be raising loans for the execution of the projects, it was pertinent that the sale deeds for the same be executed, in order to gain financial assistance. Vide a reply, dated 16.03.2009, the 1st respondent considered the request of the petitioner and agreed to execute the sale deeds. As such, the sale deed was executed on 26.03.2009 for the plot at Mangalagiri. But for the reasons best known to the 2nd respondent, original sale deed was kept with it. The petitioner initiated preliminary activity on the plot subsequent to the sale deed.In the year 2011, the petitioner approached the Zonal Office of the 1st respondent vide letter, dated 28.10.2011, for their approvals for setting up the automobile service centre. On 20.03.2012, i.e., six months later the petitioner received a reply from the Divisional Zonal Manager, Autonagar, Guntur, stating that with regard to the petitioner’s plot of land, the layout boundaries were revised and hence he asked the petitioner to submit revised building plans along with a rectification deed for the said plot of land. No copy of the revised plans was provided nor was there any information as to whom the petitioner approached for the revised lay out plans. Subsequent to the reply dated 20.03.2012, the representatives of the petitioner were constantly following up with the 2nd respondent for procuring the revised lay out plans. But there was no response from the 2nd respondent office and as a result, the extended time period till 2012 has also lapsed. The petitioner plans of procuring financial assistance were also stalled as the 2nd respondent retained the original sale deed and refused to provide the same to the petitioner’s banker. Vide letter, dated 08.07.2013, the petitioner’s banker requested the respondent to furnish the sale deeds, but there was no response to the said letter. On 09.01.2015, the petitioner received a consent from the AP Pollution Control Board.On 29.05.2015, the final building plan approvals were issued by the Commissioner. The petitioner company initiated construction activity. As things stood thus, and as construction activity was underway, the officials of the 1st respondent in the month of August visited the plot and stalled the construction activity. When the petitioner’s representatives visited the 2nd respondent, they were informed that their allotment was being cancelled and hence, they should not undertake any construction activity. The final show cause notice was issued on 13.04.2016 by the 2nd respondent referring earlier show cause notice, dated 14.09.2015, which was not received by the petitioner. Vide letter, dated 05.05.2016, the petitioner sought for extension of time but to the petitioner’s dismay, instead of affording the petitioner an opportunity to explain the situation, the respondent issued cancellation orders on 29.08.2016. The petitioner was also directed to pay the damages.In response to the cancellation notice, the petitioner issued a reply, dated 06.09.2016, explaining the difficulties. The representatives of the petitioner were called to the office of the 2nd respondent and were informed to submit a separate representation for the issuance of specific orders for extension of time. As such, a representation, dated 19.09.2016, was submitted to the 1st and 2nd respondents.But in the month of November, 2016, some unknown persons entered the premises and started taking measurements. On enquiry, it was informed that to enter and take measurements, the 2nd respondent had granted permission. This issue was immediately addressed to the 2nd respondent, but there was no response from the 2nd respondent. Another application, dated 30.11.2016, was made for extension of time, but there was no response. While so, on 06.02.2018, the petitioner received the impugned cancellation cum resumption notice, which is totally illegal. Even after the execution of the sale deed, the sale deed was retained by the 2nd respondent, due to which financial assistance could not be secured by the petitioner and as a result there was a delay in the construction activity. Hence, this petition seeking to declare the cancellation orders as illegal.3.The respondents filed counter contending that the respondents has considered the request of the petitioner for execution of the sale deed, which is subject to complying the conditions of implementation. The conditions of the sale agreement, in which the Project was agreed to be completed within two years was made part of the sale deed and is valid under Section 31 of the Transfer of Property Act, 1882 (for short, “the Act”). The petitioner requested for releasing the original sale deed to ICICI Bank for taking financial assistance for further expansion of their unit and also requested the ICICI Bank to send the original sale deed for process of their request for extending financial assistance for further expansion of their projects. The letter of the bank does not say that the loan is sanctioned for implementation of the unit in this plot. The cancellation cum resumption notice was issued on 06.02.2018 and the plot was resumed on 28.02.2018 due to non implementation of the unit even after nine years from the date of taking possession. Hence, the writ petition is liable to be dismissed.4.Heard the arguments of Sri Dammalapati Srinivasa Rao, learned senior counsel appearing for the petitioner; Sri Ugra Narasiham, learned standing counsel appearing for respondent Nos.1 and 2; and the learned Government Pleader for Industries and Commerce appearing for respondent No.3.5.There is no dispute that following the allotment letter, there was a sale agreement between the parties and consequent to the sale agreement, a sale deed was executed. Now the respondents issued the cancellation-cum-resumption order allegedly consequent to the failure of the petitioner to fulfill the condition incorporated in the agreement, which is that the project has to be completed within a period of two years of being put in possession of the land.6.The contention of the petitioner’s counsel is that unless the clause mentioned in the sale agreement is super added in the sale deed, the respondents would not have any right to cancel the sale deed unilaterally, which has the effect of absolute transfer of interest in the property comprised by the sale deed. On the other hand, the respondents’ counsel submits that the agreement containing the said clause of two years completion is made part of the sale deed and hence, the cancellation of the sale deed and resumption of the land is proper.7.Before interpreting the sale deed, the judgments relied upon by the counsel can be looked into.8.The standing counsel for the respondents 1 and 2 relies on the judgment of the Supreme Court in INDU KAKKAR VS. HARYANA STATE INDUSTRIAL DEVELOPMENT CORPORATION LTD., AND ANOTHER (1999(2) SCC 37). The facts of the case dealt with in the above said judgment are that the agreement was entered into between Industrial Corporation and the allottee for setting up of an Industry. But later on, as the allottee was evacuated from the scene after inducting someone else into the plot without the consent of the corporation, it is not legally permissible for the inductee to compel the corporation to recognise him as an allottee. In that background of facts, the court held that the subsequent party, who was inducted into the plot, does not have locus standi and hence, he cannot question the cancellation of the allotment. Dealing with Section 32 of the Act, the court held that the condition that the Industrial Unit shall be established within a specified period, failing which the interest shall cease, is a valid condition as per Section 32 of the Act.9.The Judgment relied upon by the counsel for the petitioner is rendered in the case of ANDHRA PRADESH INDUSTRIAL INFRASTRUCTURE CORPORATION LIMITED AND OTHERS VS. S.N.RAJ KUMAR AND ANOTHER (2018) 6 SCC 410). In the said judgment, the petitioner therein was issued an allotment letter with a stipulated condition. But in the sale deed, no such condition was imposed. The court relied on INDU KAKKAR’S case and discussed the finding given on Section 32 with regard to the condition that is incorporated in the agreement. Distinguishing the case with which the Supreme Court was dealing with, from INDU KAKKAR’S case, the Supreme Court observed that there was no such stipulation in the agreement of sale or the sale deed and it was only in the allotment letter. Hence, as the two cases differ on facts, the court held that the agreement of sale and the sale deed did not contain the condition super added. The court also observed that the respondents have directed the petitioners therein to pay 50% of the prevailing market value for condoning the delay in construction. The said demand was also found to have no legal basis when it is tested on the doctrine of proportionality. While dealing with the doctrine of proportionality, the Supreme Court held that in the realm of Administrative Law, “proportionality” is a principle where the court is concerned with the process, method or manner in which the decision maker has ordered his priorities and reached a conclusion or arrived at a decision. It also held that the very essence of decision making consists in the attribution of relative importance of the factors and considerations in the case; the Doctrine of proportionality thus steps in focus true nature of exercise - the elaboration of a rule of permissible priorities. De Smith (Judicial Review of Administrative Action (1995), para 13.085, pp.601-605.) also states that “proportionality” involves “balancing test” and “necessity test”; the balancing test permits scrutiny of excessive onerous penalties or infringement of rights or interests and a manifest imbalance of relevant considerations.10. In the above background, if the facts of this case are examined, it can be seen that the agreement was entered into on 21.05.2007, while the sale deed was executed after almost two years of the sale agreement i.e., 26.03.2009. The sale deed was executed, admittedly, in pursuance of the request made by the petitioner to raise financial assistance from the Banks. The contention of the respondents’ counsel that the agreement is made part of the sale deed does not have valid ground, as the condition in the agreement of sale is to complete the project within two years from the date on which the party is put in possession of the said plot. There is no dispute with regard to possession being delivered on the date of agreement itself. Hence, by the date of sale deed, the said two years period has almost elapsed. Simply by mentioning the agreement in the sale deed, it cannot be said that there was an intention on the part of the seller to incorporate all the terms of the sale agreement in the sale deed. It does not, in clear terms, specify that the terms of the sale agreement are made part of the sale deed. It only mentions that under the agreement, the party shall use the land for the purpose of putting up a factory or factories duly permitted by the respondents and other than factory building or buildings, no other structure shall be put on the land. It does not specify that it has to be completed within two years. The fact that the petitioner could complete some of the projects allotted to it is not disputed. It is also not disputed that the petitioner has requested the respondents along with ICICI Bank vide letter dated 08.07.2013 to forward the original sale deed. But except stating that the petitioner has not taken any steps for implementation, the counter does not answer the contention that the sale deed was not delivered to the petitioner in spite of repeated requests. The learned counsel for the respondents is not in a position to state whether there was any response given to the petitioner in respect of the letter received from the ICICI Bank.11. With regard to the waiver of the respondents in sticking to the time of completion of the project, the counsel relies on a judgment of the High Court of Andhra Pradesh reported in M/S.A.B.C.INDIA LIMITED AND OTHERS VS. THE A.P.INDUSTRIAL INFRATRUCTURE CORPORATION LIMITED AND OTHERS (2010 SCC Online AP 1198), wherein at paragraph 31 it was noted that after APIIC issued notices in 2006, petitioners obtained building permission from IALA and commenced construction. The said allegation is not traversed in the counter affidavits. When the petitioners did not commence the civil construction allegedly as stipulated in the allotment letter and sale agreement, nothing prevented APIIC to cancel the allotment. They did not do so. Indeed they executed sale deed in favour of the petitioners. Therefore, they waived the right i

Please Login To View The Full Judgment!

f any as a contracting party. Therefore, the cancellation is arbitrary and cannot stand to court’s scrutiny. The reliance placed by the APIIC on INDU KAKKAR’S case was not accepted by the court saying that the same has no application.12. The facts of this case are similar to the facts dealt with in the above said ruling. As already observed, execution of sale deed, almost at the end of expiry of two years period specified in the sale agreement, would amount to nothing but waiver on the part of the APIIC as regards the time schedule for completion of the project. Hence, in view of the above, this court deems it fit to declare the impugned cancellation order as well as the cancellation cum resumption notice issued by the 2nd respondent, as arbitrary and illegal.13. The counsel for the petitioner submits across the bar that if the respondents 1 and 2 hand over the sale deeds, the petitioner would be able to complete the project within a period of six months. Considering the said submission, there shall be a direction to the respondents 1 and 2 to handover the original sale deeds to the petitioner within a period of 15 days from the date of receipt of this order.14. With the above directions, the Writ Petition is allowed setting the aside the cancellation order bearing Lr.No.IP/MNGLR/ Automotive/2006/1197, dated 29.08.2016, and the Cancellation cum Resumption Notice bearing Lr.No.ZO/GNT/IP-MNGLR/Automotve/2006/357, dated 06.02.2018, issued by the 2nd respondent. The respondents 1 and 2 are directed to handover the original sale deeds to the petitioner within a period of 15 days form the date of receipt of a copy of this order.As a sequel, the miscellaneous applications pending, if any, shall stand closed.
O R