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



Axestrack Software Solutions Pvt. Ltd. v/s Harman Singh Arora


Company & Directors' Information:- R S SOFTWARE (INDIA) LTD. [Active] CIN = L72200WB1987PLC043375

Company & Directors' Information:- E 2 E SOLUTIONS PRIVATE LIMITED [Active] CIN = U72200DL2000PTC107313

Company & Directors' Information:- E-SOLUTIONS PRIVATE LIMITED [Active] CIN = U30007TN1999PTC043325

Company & Directors' Information:- C K SOFTWARE PRIVATE LIMITED [Active] CIN = U72501DL2000PTC106184

Company & Directors' Information:- D S R SOLUTIONS LIMITED [Active] CIN = U72200TG1999PLC032008

Company & Directors' Information:- J. K. SOLUTIONS PRIVATE LIMITED [Active] CIN = U74999MH2014PTC257168

Company & Directors' Information:- A. M. SOFTWARE SOLUTIONS PRIVATE LIMITED [Active] CIN = U70101WB1997PTC084181

Company & Directors' Information:- K K SOFTWARE PRIVATE LIMITED [Active] CIN = U72900DL2009PTC193030

Company & Directors' Information:- V A SOLUTIONS PRIVATE LIMITED [Active] CIN = U72200TG2006PTC049266

Company & Directors' Information:- D P SOLUTIONS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U22221DL2000PTC107837

Company & Directors' Information:- N Q SOLUTIONS INDIA PRIVATE LIMITED [Active] CIN = U51909OR2009PTC011136

Company & Directors' Information:- J N ARORA AND COMPANY PRIVATE LIMITED [Active] CIN = U74899DL1983PTC015868

Company & Directors' Information:- M. J. SOFTWARE SOLUTIONS PRIVATE LIMITED [Active] CIN = U72900DL2016PTC304813

Company & Directors' Information:- R V SOFTWARE SOLUTIONS PRIVATE LIMITED [Active] CIN = U51909DL2009PTC186716

Company & Directors' Information:- A K C SOFTWARE PRIVATE LIMITED [Active] CIN = U72200DL2004PTC128462

Company & Directors' Information:- I. S. SOLUTIONS PRIVATE LIMITED [Active] CIN = U30007TG1997PTC028047

Company & Directors' Information:- L T SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72200TG2000PTC033248

Company & Directors' Information:- AXESTRACK SOFTWARE SOLUTIONS PRIVATE LIMITED [Active] CIN = U01122RJ2008PTC026045

Company & Directors' Information:- A S SOLUTIONS PRIVATE LIMITED [Active] CIN = U74140DL2010PTC202208

Company & Directors' Information:- I S P SOLUTIONS INDIA PRIVATE LIMITED [Active] CIN = U72200TZ2001PTC009755

Company & Directors' Information:- S P E-SOLUTIONS PRIVATE LIMITED [Active] CIN = U72300DL2006PTC155569

Company & Directors' Information:- P AND P SOFTWARE PRIVATE LIMITED [Active] CIN = U74899DL1994PTC057212

Company & Directors' Information:- SOFTWARE INDIA PRIVATE LIMITED [Active] CIN = U72200GJ1995PTC025791

Company & Directors' Information:- N. D. SOFTWARE PRIVATE LIMITED [Strike Off] CIN = U72200TG1998PTC029778

Company & Directors' Information:- S L ARORA AND CO PRIVATE LTD [Active] CIN = U74899DL1987PTC029562

Company & Directors' Information:- T X G SOLUTIONS PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U72200DL2006PTC150671

Company & Directors' Information:- I S SOFTWARE SOLUTIONS PRIVATE LIMITED [Active] CIN = U72300DL2009PTC190772

Company & Directors' Information:- T AND H SOFTWARE PRIVATE LIMITED [Active] CIN = U72200UP2000PTC025638

Company & Directors' Information:- H D SOLUTIONS PRIVATE LIMITED [Active] CIN = U72900DL2009PTC194392

Company & Directors' Information:- H & K SOLUTIONS PRIVATE LIMITED [Active] CIN = U63040GJ2009PTC059027

Company & Directors' Information:- F A S T SOLUTIONS (INDIA) PRIVATE LIMITED [Active] CIN = U22100MH1989PTC052935

Company & Directors' Information:- K K SOFTWARE SOLUTIONS PRIVATE LIMITED. [Active] CIN = U72100DL1999PTC101139

Company & Directors' Information:- M S SOFTWARE PRIVATE LIMITED [Active] CIN = U72200DL2005PTC133997

Company & Directors' Information:- N AND S SOLUTIONS PRIVATE LIMITED [Active] CIN = U74210KA1999PTC025555

Company & Directors' Information:- U-TO SOLUTIONS (INDIA) PRIVATE LIMITED [Active] CIN = U72100MH2000PTC130052

Company & Directors' Information:- Z D SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72900TN2007PTC062584

Company & Directors' Information:- O AND M SOLUTIONS PRIVATE LIMITED [Active] CIN = U74210OR2005PTC008166

Company & Directors' Information:- R P A S SOLUTIONS PRIVATE LIMITED [Active] CIN = U72200TG2008PTC057538

Company & Directors' Information:- S P SOLUTIONS PRIVATE LIMITED [Amalgamated] CIN = U72200DL2011PTC213318

Company & Directors' Information:- G A S SOFTWARE PRIVATE LIMITED [Active] CIN = U72200DL2004PTC127546

Company & Directors' Information:- S. S. G. SOLUTIONS PRIVATE LIMITED [Active] CIN = U72200TG1996PTC023719

Company & Directors' Information:- B B SOFTWARE LTD [Strike Off] CIN = L30009WB1995PLC072361

Company & Directors' Information:- I T SOLUTIONS INDIA PRIVATE LIMITED [Active] CIN = U72200DL1996PTC076426

Company & Directors' Information:- K B SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U74140PB2011PTC035055

Company & Directors' Information:- A K SOFTWARE SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72900TN2006PTC058887

Company & Directors' Information:- H A SOLUTIONS (INDIA) PRIVATE LIMITED [Active] CIN = U72900DL2000PTC104116

Company & Directors' Information:- J SOFTWARE PRIVATE LIMITED [Strike Off] CIN = U72200TZ2000PTC009229

Company & Directors' Information:- C AND C SOLUTIONS (INDIA) LIMITED [Strike Off] CIN = U93000PY1995PLC001144

Company & Directors' Information:- G V SOFTWARE SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72200TG2007PTC053991

Company & Directors' Information:- D V M SOLUTIONS LIMITED [Converted to LLP] CIN = U74140DL1999PLC102362

Company & Directors' Information:- T S SOLUTIONS PRIVATE LIMITED [Active] CIN = U72200UP2000PTC025406

Company & Directors' Information:- K S M SOFTWARE PRIVATE LIMITED [Active] CIN = U72200DL2004PTC128463

Company & Directors' Information:- R B SOFTWARE PRIVATE LIMITED [Active] CIN = U72200DL2005PTC140322

Company & Directors' Information:- R R SOLUTIONS PRIVATE LIMITED [Active] CIN = U45309BR2008PTC013387

Company & Directors' Information:- SOFTWARE INDIA PRIVATE LIMITED [Active] CIN = U72200RJ1995PTC010577

Company & Directors' Information:- B A SOLUTIONS INDIA PRIVATE LIMITED [Active] CIN = U74999DL2006PTC155492

Company & Directors' Information:- R J SOFTWARE PRIVATE LIMITED [Active] CIN = U72200DL2005PTC133815

Company & Directors' Information:- C A AND S SOLUTIONS PRIVATE LIMITED [Active] CIN = U72200AP2000PTC034546

Company & Directors' Information:- R A SOLUTIONS PRIVATE LIMITED [Active] CIN = U51101MH2013PTC249132

Company & Directors' Information:- I & I SOFTWARE INDIA PRIVATE LIMITED [Strike Off] CIN = U72200TN2005PTC056262

Company & Directors' Information:- D F SOFTWARE INDIA PRIVATE LIMITED [Strike Off] CIN = U72200TZ2003PTC010629

Company & Directors' Information:- I SOLUTIONS(INDIA) PRIVATE LIMITED [Strike Off] CIN = U72900TN2004PTC052692

Company & Directors' Information:- E. C. SOFTWARE INDIA PRIVATE LIMITED [Active] CIN = U72900TN2007PTC063486

Company & Directors' Information:- Q 3 INDIA SOFTWARE PRIVATE LIMITED [Active] CIN = U72900TN2007PTC065786

Company & Directors' Information:- HARMAN PRIVATE LIMITED [Active] CIN = U25114JK1996PTC001592

Company & Directors' Information:- K Y SOFTWARE PRIVATE LIMITED [Strike Off] CIN = U72200DL2005PTC136072

Company & Directors' Information:- R V I T SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72200DL2005PTC137434

Company & Directors' Information:- B C L SOFTWARE (INDIA) PRIVATE LIMITED [Strike Off] CIN = U30007MH1999PTC117922

Company & Directors' Information:- SOFTWARE SOLUTIONS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U72200MH1988PTC047924

Company & Directors' Information:- M I S SOFTWARE PRIVATE LIMITED [Active] CIN = U72200TN2008PTC068694

Company & Directors' Information:- R I SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U52392WB1999PTC088640

Company & Directors' Information:- A. T. SOFTWARE PRIVATE LIMITED [Active] CIN = U72200TG1996PTC023841

Company & Directors' Information:- J A K SOFTWARE PVT LTD [Active] CIN = U72200DL2001PTC111929

Company & Directors' Information:- S G SOLUTIONS PRIVATE LIMITED [Active] CIN = U74999BR2008PTC013392

Company & Directors' Information:- R R SOFTWARE PVT LTD [Under Process of Striking Off] CIN = U72200KL1991PTC006051

Company & Directors' Information:- A M H SOFTWARE PRIVATE LIMITED [Strike Off] CIN = U72200DL2005PTC132410

Company & Directors' Information:- K SOFTWARE SOLUTIONS PRIVATE LIMITED [Active] CIN = U72200PN2001PTC016012

Company & Directors' Information:- V N SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U74900DL2009PTC195421

Company & Directors' Information:- ARORA & CO PVT LTD [Strike Off] CIN = U51909WB1941PTC010395

Company & Directors' Information:- P D A SOFTWARE PRIVATE LIMITED [Strike Off] CIN = U72900DL2003PTC123465

Company & Directors' Information:- K C SOFTWARE PRIVATE LIMITED [Active] CIN = U74899DL1989PTC036923

Company & Directors' Information:- R. K. SOLUTIONS PRIVATE LIMITED [Active] CIN = U74140DL2007PTC161367

Company & Directors' Information:- S R SOLUTIONS PRIVATE LIMITED [Active] CIN = U72200HR2000PTC055629

Company & Directors' Information:- B E SOLUTIONS PRIVATE LIMITED [Active] CIN = U72200KA2005PTC037127

Company & Directors' Information:- J P SOFTWARE SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72200PY2003PTC001720

Company & Directors' Information:- G N SOLUTIONS PRIVATE LIMITED [Active] CIN = U65993PN2008PTC132031

Company & Directors' Information:- J .S .SOLUTIONS PRIVATE LIMITED [Active] CIN = U72900PB2007PTC030855

Company & Directors' Information:- S & P SOFTWARE SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72100TN2008PTC068960

Company & Directors' Information:- I SOFTWARE PRIVATE LIMITED [Strike Off] CIN = U72300MH2012PTC225903

Company & Directors' Information:- SOLUTIONS @ PANORAMA TRAVEL PRIVATE LIMITED [Strike Off] CIN = U63040MH2010PTC199347

Company & Directors' Information:- A.N.D SOLUTIONS PRIVATE LIMITED [Active] CIN = U74999MH2013PTC244625

Company & Directors' Information:- V & M SOLUTIONS PRIVATE LIMITED [Active] CIN = U74999PN2014PTC150848

Company & Directors' Information:- G K SOLUTIONS PRIVATE LIMITED [Active] CIN = U72900MH2004PTC149891

Company & Directors' Information:- G K A SOLUTIONS PRIVATE LIMITED [Active] CIN = U72900MH2004PTC150210

Company & Directors' Information:- V M SOFTWARE PRIVATE LIMITED [Strike Off] CIN = U72900PN2010PTC136847

Company & Directors' Information:- H. R. SOLUTIONS INDIA PRIVATE LIMITED [Strike Off] CIN = U74120TG2012PTC081581

Company & Directors' Information:- T - SOFTWARE SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72900TN2011PTC079830

Company & Directors' Information:- T K SOFTWARE SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72900TN2015PTC100464

Company & Directors' Information:- S H SOFTWARE SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72900TG2009PTC065812

Company & Directors' Information:- E SOFTWARE SOLUTIONS PRIVATE LIMITED [Active] CIN = U72300UP2016PTC076258

Company & Directors' Information:- S A E-SOLUTIONS PRIVATE LIMITED [Active] CIN = U72200WB2012PTC181964

Company & Directors' Information:- O S SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U93000JK2012PTC003733

Company & Directors' Information:- B AND P SOLUTIONS PRIVATE LIMITED [Active] CIN = U24100CH2015PTC035482

Company & Directors' Information:- A T SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72900CH2009PTC031621

Company & Directors' Information:- ARORA SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72900CH2012PTC033677

Company & Directors' Information:- R AND D SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U52392CH2010PTC032232

Company & Directors' Information:- G S L SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72300DL2007PTC164747

Company & Directors' Information:- F K SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72900DL2008PTC186101

Company & Directors' Information:- B. R. SOLUTIONS PRIVATE LIMITED [Active] CIN = U74140DL2002PTC116699

Company & Directors' Information:- G. M. S E-SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U74140DL2012PTC235662

Company & Directors' Information:- A N S SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U74140DL2012PTC245060

Company & Directors' Information:- S & T SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U74140DL2013PTC247089

Company & Directors' Information:- M A SOLUTIONS PRIVATE LIMITED [Active] CIN = U74140DL2014PTC265618

Company & Directors' Information:- S A N SOLUTIONS PRIVATE LIMITED [Active] CIN = U74999DL2002PTC117534

Company & Directors' Information:- I G SOLUTIONS PRIVATE LIMITED [Active] CIN = U70109DL2012PTC244223

Company & Directors' Information:- R K R SOFTWARE SOLUTIONS PRIVATE LIMITED [Active] CIN = U72200DL2004PTC130818

Company & Directors' Information:- P G I T SOLUTIONS PRIVATE LIMITED [Active] CIN = U72200DL2005PTC139469

Company & Directors' Information:- H R SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U74899DL1995PTC073143

Company & Directors' Information:- A 2 Z SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U74899DL2001PTC109658

Company & Directors' Information:- A P D SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U74900DL2013PTC249969

Company & Directors' Information:- V R A A P SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U74950DL2014PTC271337

Company & Directors' Information:- A D SOFTWARE PRIVATE LIMITED [Strike Off] CIN = U72200KA2002PTC030722

Company & Directors' Information:- V SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72200KA2010PTC052832

Company & Directors' Information:- N R L SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72900KA2013PTC069148

Company & Directors' Information:- S V SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U74140GJ2007PTC051390

Company & Directors' Information:- A & A SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72200PN2008PTC131887

Company & Directors' Information:- T N B SOLUTIONS PRIVATE LIMITED [Active] CIN = U72900MH2007GAT171606

Company & Directors' Information:- H. A. N. R. E. J SOFTWARE PRIVATE LIMITED [Strike Off] CIN = U72200TG2008PTC062044

Company & Directors' Information:- H F SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72300DL2007PTC168577

Company & Directors' Information:- K V M SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72900DL2008PTC180136

Company & Directors' Information:- T & T SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72900GJ2007PTC051103

    Company Appeal (At) No. 323 of 2018

    Decided On, 01 October 2019

    At, National Company Law Appellate Tribunal

    By, THE HONOURABLE MR. BANSI LAL BHAT
    By, MEMBER & THE HONOURABLE MR. BALVINDER SINGH
    By, MEMBER

    For the Appearing Parties: U.K. Chaudhary, Manisha Chaudhary, Dhruv Gupta, Pratham Soni, Naveen Dahiyal, Jatin Mongia, Dhruv Suri, Animesh Tomar, Nikhil Nissar, Advocates.



Judgment Text

Bansi Lal Bhat, J.

1. Respondents No. 1 to 4 herein filed C.P. No. 11/JPR/2018 under Section 241-242 r/w Section 244 of the Companies Act, 2013 (for short 'the Act') against 'Axestrack Software Solutions Pvt. Ltd' (Appellant herein) and others before the National Company Law Tribunal, Jaipur Bench (for short 'the Tribunal') alleging some acts of oppression and mismanagement qua the affairs of the Appellant Company. A preliminary objection was taken by the Appellant Company as regards maintainability of the Company Petition on the ground that the Respondents (Original Petitioners) did not fulfill the eligibility criteria as fixed under Section 244 of the Act and in these circumstances they had no locus to file the petition. Even before the pleadings were completed, the Tribunal while declining to go into the merits of the case passed impugned order dated 9th August, 2018 ordering status quo ante in relation to the Directorship of the Appellant Company as well as its shareholding as it existed prior to 30th July, 2018 further staying the resolutions qua removal of Respondent Nos. 1 and 2 herein from the Directorship of the Appellant Company and the follow up action. Subsequently, during pendency of the Company Petition, I.A. No. 271/JPR/2019 preferred by the Respondents herein for preponing the date of hearing of the Company Petition from 1st October, 2019 to an early date came to be disposed of by the Tribunal on 29th August, 2019 preponing the hearing to 20th September, 2019. However, while advancing the date of hearing, the Tribunal passed further directions declaring the Board Meeting dated 12th August, 2019 as invalid, restoring the position of Company to its previous position and restraining the Appellant Company from taking any policy decisions including termination of employees. Aggrieved of the slew of directions passed by the Tribunal in succession in terms of the impugned orders dated 9th August, 2018 and 29th August, 2019 while hearing of the Company Petition was underway, the Appellant has assailed the same through Company Appeal No. 323 of 2018 and 243 of 2019, separately. Since, both orders arise out of the same matter and have been passed before final disposal of the Company Petition which is still sub-judice, both appeals were heard together and same are being disposed of by a common judgment.

2. Learned counsel for the Appellant submitted that the Tribunal, though ignored to consider the merits of the case, but granted status quo ante in relation to the Directorship and shareholding of the Appellant Company as it existed prior to 30th July, 2018, which is in the nature of final relief. It is submitted that nothing is left for adjudicating in the petition which has been decided even without completing the pleadings. He further submits that allotment of shares were made to Respondent No. 1 and 2 as per the Co-founders Agreement dated 17th January, 2015 in contravention of provisions of Companies Act and on account of such illegal allotments shareholding of Respondents is presently 50.32% of the paid up share capital. It is so because allotment of shares and transfer of shares were made to other Respondents as per the terms of Agreement but Respondents 3 and 4 were allotted 4% and 2.5%, respectively of the authorized share capital though as per Agreement the allotment should have been from the paid up share capital. It is submitted that at the relevant time Respondents No. 1 and 2 were Directors of the Appellant Company. Respondents 1 and 2 proposed to convene an EoGM on 4th August, 2018 for removal of Ms. Priya Choudhary and Respondent No. 5. This was sought to be done on the strength of shareholding. The Appellant Company convened Board Meeting dated 30th July, 2018 and passed resolutions to rectify the irregularities and also filed the same with the ROC. It is submitted that correction of such mistake does not constitute an act of oppression. It is further submitted that the Company Petition was not maintainable under Section 244 of the Companies Act.

3. Per contra it is submitted on behalf of the Respondents that the question of grant of interim directions is decided only on the basis of undisputed facts and the material which can legitimately be taken into account at the interlocutory stage and the Tribunal is not required to express opinion on the merits of the matter. It is further submitted that in appropriate cases, the Tribunal may grant interim relief which may tantamount to grant of final relief but a strong prima facie case besides other considerations would have to be established. In such case, the Tribunal may restore the status quo of the last non-contested status preceding the controversy. Lastly it is contended that the Tribunal has considered Board Meeting notice dated 27th July, 2018, letter dated 30th May, 2018 and EGM notice dated 19th July, 2018 for coming to a prima facie conclusion. It is further submitted that the impugned order is not in the nature of final relief as it restricts both the parties.

4. Heard learned counsel for the parties and perused the record. Before proceeding to examine the legality and correctness of the impugned orders, it would be appropriate to glance through the legal framework incorporating provisions with regard to prevention of oppression and mismanagement warranting passing of appropriate directions by the Tribunal.

5. Section 241 of the Act dealing with grant of relief in cases of oppression and mismanagement provides that as regards oppression any member of a company, eligible in terms of Section 244 of the Act, may apply before the Tribunal for an order under Chapter XIV dealing with prevention of oppression and mismanagement. Such member's complaint must be in regard to the affairs of the Company that have been or are being conducted in a manner prejudicial to public interest or in a manner prejudicial or oppressive to him or any other member or members or in a manner prejudicial to the interests of the company. As regards mismanagement, the member has to demonstrate that any material change has taken place in the management or control of the company and because of such change it is likely that the affairs of the company will be conducted in a manner prejudicial to its interests or its members. Section 241(2) of the Act enables the Central Government also to apply to the Tribunal for an order under Chapter XIV of the Act, if in its opinion the affairs of the Company are being conducted in a manner prejudicial to public interest. Section 242 of the Act dealing with the powers of the Tribunal empowers it to pass such order as it thinks fit if, based on application filed under Section 241 it is of opinion that the company's affairs have been or are being conducted in a manner prejudicial or oppressive to any member(s) or prejudicial to public interest or in any manner prejudicial to the interests of the company and on just and equitable ground winding up order would be justified but such winding up would unfairly prejudice such member(s). Sub-section (2) of Section 242 deals with the nature of substantive relief that can be granted though same is only illustrative and not exhaustive. Section 242(4) of the Act provides for interim relief which the Tribunal may grant for regulating the conduct of the company's affairs. Such interim relief can be granted by virtue of an order passed on the application of any party to the proceeding and such order can be subjected to terms and conditions which appear to the Tribunal to be just and equitable. On a plain reading of these provisions, it is abundantly clear that pending consideration of application by a member or member(s) of a Company alleging oppression or mismanagement, the Tribunal is vested with wide discretion to make any interim order on the application of any party to the proceedings, which it thinks fit for regulating the conduct of company's affairs. Such interim order can be subjected to terms and conditions which appear to the Tribunal to be just and equitable. The nature of interim order would depend upon the nature of complaint alleging oppression or mismanagement and the relief claimed therein. A member alleging that the affairs of the company have been or are being conducted in a manner prejudicial or oppressive to him or any other member or prejudicial to the interests of the company must come up with specific allegations of oppression and mismanagement and demonstrate that the affairs of the company have been or are being run in a manner which jeopardizes his interests or interests of other members or the interests of the company. Passing of interim order necessarily correlates to regulating the conduct of company's affairs. It is therefore imperative that the member complaining of oppression or mismanagement makes out a prima facie case warranting grant of relief in the nature of an interim order. The making of an interim order by the Tribunal across the ambit of Section 242 (4) postulates a situation where the affairs of the company have not been or are not being conducted in accordance with the provisions of law and the Articles of Association. For carving out a prima facie case, the member alleging oppression and mismanagement has to demonstrate that he has raised fair questions in the Company Petition which requires probe. Fairness of questions depends on the nature of allegations which, if proved, would entitle the member complaining of oppression and mismanagement to final relief in terms of provisions of Section 242. It is in the backdrop of this legal proposition that the issues raised in these appeals are required to be examined.

6. It was alleged before the Tribunal that the shareholdings of Respondents 1 and 2 herein as well as their representation in the Board of Directors have been completely effaced by manipulating documents by the Appellant. It was further alleged that the cancellation of shares as also the removal of Respondents 1 and 2 from Board of Directors was sought to be done behind the back of Respondents 1 and 2 all related to year 2015 vide Board Meeting dated 30th July, 2018. Respondents 1 and 2 claimed to be holding 50.38% of the paid up share capital of the Appellant Company and alleged that Extraordinary General Meeting (EoGM) of the Company for removal of some of the Respondents from the Board of Directors was scheduled on 4th August, 2018 but in the meanwhile the removal of Directors as well as cancellation of shares was sought to be done in a dubious manner. Admittedly, proceedings in the Company Petition were at the very threshold stage and the Appellant herein was yet to file its reply when the impugned order, inter-alia, directing status quo ante in relation to the Directorship as also shareholding of the Appellant Company as it existed prior to 30th July, 2018 came to be passed by the Tribunal. This happened despite the fact that the Appellant raised objections regarding maintainability of the Company Petition by contending that the Respondents 1 and 2 did not fulfill the eligibility criteria in terms of Section 244 of the Act. The Tribunal, though declined to go in to the merits of the case without the pleadings being completed, somehow appears to have ventured into the 'self-proclaimed forbidden zone' which is manifestly reflected from the following excerpt from the impugned order:

"This Tribunal, however, at this stage is not inclined to go into merits of the case without the pleadings being completed. However, it is evident that both the parties are at each other and has tried to remove the other from the Management of the Company, as evident from the notice which has been circulated by the petitioners for calling convening and holding of an EoGM for removal of the respondents Nos. 2 and 3 who are admittedly the initial promoters of the company.

On the other hand, it is also prima facie evident from the facts that the respondents on its part has not only removed the petitioner from directorship without due and proper notice but has also sought to cancel the shares on the ground that the initial allotment itself is illegal and that the appointment of petitioners 1 and 2 amongst other are not proper and to this effect forms has also been filed concerned with Registrar of Companies, being form 12 dated 30.07.2018 relating back to 28.09.2015."

7. It is abundantly clear that the Tribunal, while declining to go into the merits of the case on account of pleadings being incomplete, made certain observations on the aspect of oppression and mismanagement on the basis of inferences which in the opinion of the Tribunal were available from facts which itself were disputed. It is queer that the Tribunal, while declining to enter the merits of the case, observed that each party tried to remove the other from the management of the Company. In making this observation the Tribunal appears to have been influenced by the notice circulated by the Respondents herein for holding of an EoGM for removal of Mrs. Priya Choudhary and Mr. Sahil Yadav, who admittedly were the first Promoter Directors and shareholders of the Appellant Company as also Appellant's action in removing the Respondents from Directorship besides cancelling the shares on the alleged ground of same having initially been allotted illegally and the consequential acts. Admittedly, the pleadings were incomplete and the parties were yet to lay the relevant material and evidence before the Tribunal in support of the stands they would respectively take in their pleadings. In these circumstances, the Tribunal could not reach a finding in regard to the issues raised in the Company Petition. In so far as making out of a prima facie case for purposes of grant of interim relief in terms of provisions of Section 242(4) is concerned, the observations made by the Tribunal that the Respondents had been removed from the Board and their shareholding had been cancelled without due notice not in consonance with law are not based on application of mind. The Tribunal observed that legality of these actions could be gone into at the time of final hearing but that would not suffice to hold that a prima facie case for grant of interim relief did exist. The least, the Tribunal was required to disclose in the impugned order, was the material which was taken into consideration for arriving at a conclusion that the allegations raised by the Respondents in the Company Petition stood prima facie substantiated. It has been noticed elsewhere in this judgment that the Tribunal did take notice of the fact that both the parties had tried to remove each other from the management of the Company and while the Respondents had circulated notice for holding of a EoGM for removal of Mr. Priya Choudhary and Mr. Sahil Yadav from Directorship of the Company, the later on their part had removed Respondent No. 1 from Directorship without due notice and also sought to cancel the shares on the ground of initial allotment being illegal. Prima facie it was not a case of unilateral action on the part of one or the other party which could be said to be prejudicial to the interest of its adversary. It appears to be a duel and not a one sided aggression. Notwithstanding the fact that the Tribunal has not indicated any undisputed facts springing out of admitted or non-controversial documents to draw conclusions as regards existence of a prima facie case in favour of Respondents, the Tribunal proceeded to pass direction in the nature of status quo ante restoring the position in regard to Directorship and Shareholding of Appellant Company as it existed prior to 30th July, 2018. This has purportedly been done "in the interest of the company as well as its shareholders". Consequent orders are as a follow up with further directions in terms of impugned order dated 29th August, 2019 in I. A. No. 271 which was only for preponing the date of hearing of Company Petition but was disposed of with a declaration regarding invalidity of Board Meeting dated 12th August, 2019. The question for consideration is that despite observations of the Tribunal that parties were trying to dislodge each other by taking unilateral action allegedly not warranted under law which would be the subject of probe depending on fairness of the issue raised for consideration, whether the Tribunal was justified in passing the impugned orders of the nature that could be passed only after conclusion of inquiry within the ambit of Section 242 (1) of the Act and whether the Tribunal has pre-empted the final decision of the Company Petition by passing interim directions without applying its mind to the existence of a prima facie case.

8. The answer to this question is a big emphatic "No". Interim directions can be passed for regulating the affairs of company but it has to be borne in mind that the provision engrafted in Section 242(4) of the Act can only be invoked during the pendency of the Company Petition alleging oppression or mismanagement and the action must be warranted keeping in view the interests of the Company. Section 242(4) is couched in a language which leaves little room for doubt that the oppression or mismanagement alleged in the Company Petition should have the impact of adversely affecting the interests of the Company i.e. the Tribunal must be satisfied that apart from the merits of the allegations of oppression and mismanagement which may have occurred in the past, the present state of affairs of the Company warrants slapping of interim directions to regulate the conduct of the affairs of the Company. The provision not only takes care of the present but also the interregnum period i.e. till the disposal of the Company Petition. The proposition of law that there must be a prima facie case entitling the party seeking interim relief besides other considerations cannot be disputed. It is also indisputable that in appropriate cases, which can be stated to be rarest of the rare cases, the Tribunal may even grant interim relief having the attributes of a final order but the Applicant in such cases will have to establish a strong prima facie case in addition to other legal considerations like an imminent legal injury of irreparable nature and balance of convenience lying in favour of the Applicant. In the instant case, the Tribunal, though made a passing reference to Board Meeting of the Appellant Company scheduled for 30th July, 2018 culminating in circulating of notice by the Respondent No. 1 seeking convening of EoGM for removal of Mrs. Priya Choudhary and Mr. Sahil Yadav from the Board of Directors and while holding that it was not inclined to go into the merits of the case without the pleadings being completed, proceeded to pass directions in the nature of status quo ante being maintained as it existed prior to 30th July, 2018. The matter does not rest here. Shockingly, the Tribunal made some observations regarding the validity of notices qua holding of Board Meeting and EoGM without knowing the respective stands of the parties which could be ascertained only after the pleadings were completed. In the given circumstances, observations of Tribunal though short of finding in regard to existence of a Prima facie case, much less a strong prima facie case, are unwarranted. It is not in controversy that the Appellant had questioned the eligibility of Respondents in maintaining the Company Petition, which required to be dealt with in the first instance after the pleadings were completed. The Tribunal gave a short shrift to the matter by ignoring such objections and hastily proceeded to pass the impugned order dated 9th August, 2018 which ex-facie suffers from non-application of mind. It does not at all speak of the affair

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s of Company being conducted in a manner which would need some directions to regulate such conduct. It goes without saying that unless there is a finding in regard to existence of a prima facie case that the affairs of the Company are being conducted in a manner prejudicial to public interest or any member or members or the interest of the Company or oppressive to the Applicant, at least for the present, the Tribunal would not be acting within its province to slap interim directions in the nature of impugned order. While there can be no dispute with the proposition that the Tribunal is vested with very wide discretionary powers to pass interim directions for regulating the conduct of affairs of the Company, exercise of such power cannot be arbitrary or capricious. We are shocked to find that the impugned order dated 29th August, 2019 passed in an I.A. moved for preponement of the hearing in the Company Petition exceeded all limits of jurisdiction by passing further interim directions which were beyond the scope of aforestated I.A. Therefore, it cannot be said that the Respondents had been able to demonstrate that they had raised a fair question which required probe. In absence of pleadings being complete, when the version of adversary is yet to come before the Tribunal, it cannot be said that the issue raised constituted a fair question. Viewed in this perspective, the impugned orders cannot be supported. 9. The inescapable conclusion deducible from the foregoing discussion is that the impugned orders being seriously flawed and suffering from legal infirmities have to be set aside. The appeals are allowed and the impugned orders dated 9th August, 2018 and 29th August, 2019 are set aside. However, there shall be no orders as to costs. 10. Before parting with this judgment we deem it appropriate to bring on record the development in regard to proceedings in the Company Petition pending adjudicating before the Tribunal. We are told that the Company Petition is at the stage of final hearing. We hope and trust that the Tribunal shall make all endeavours for expeditious disposal of the Company Petition and decide the same finally within three months.
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