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BSE Limited v/s JM Financial Asset Reconstruction Company Limited & Others


Company & Directors' Information:- JM FINANCIAL ASSET RECONSTRUCTION COMPANY LIMITED [Active] CIN = U67190MH2007PLC174287

Company & Directors' Information:- JM FINANCIAL ASSET RECONSTRUCTION COMPANY PRIVATE LIMITED [Active] CIN = U67190MH2007PTC174287

Company & Directors' Information:- BSE LIMITED [Active] CIN = U67120MH2005PLC155188

Company & Directors' Information:- BSE LIMITED [Active] CIN = L67120MH2005PLC155188

Company & Directors' Information:- JM FINANCIAL LIMITED [Active] CIN = L67120MH1986PLC038784

    Writ Appeal No. 902 of 2018 & Writ Petition No. 19753 of 2018

    Decided On, 11 July 2018

    At, In the High Court of Judicature at Hyderabad

    By, THE HONOURABLE CHIEF JUSTICE MR. THOTTATHIL B. RADHAKRISHNAN & THE HONOURABLE MR. JUSTICE RAMESH RANGANATHAN

    For the Appellant: SitaRama Murthy, Learned Senior Counsel representing V. Harish Kumar, Advocate. For the Respondent: R1, Vedula Venkata Ramana, Learned Senior Counsel representing P. Harsha Reddy, Advocate.



Judgment Text

Common Judgment:(Thottathil B. Radhakrishnan, CJ.)

1. This appeal is filed by BSE Limited (formerly, Bombay Stock Exchange Limited), which is the fourth respondent in Writ Petition No.19753 of 2018, impeaching an interlocutory order passed by the learned Single Judge at the stage of admission. 2. The first respondent - JM Financial Asset Reconstruction Company Limited, Mumbai, instituted the writ petition in relation to matters touching the fifth respondent - Bheema Cements Limited, Hyderabad. The listing of the stocks and shares of that fifth respondent with the appellant appears to have been made the subject matter of the writ petition by levying challenge to the decision of the appellant to de-list the fifth respondent’s shares and stocks.

3. Learned Senior Counsel appearing for the appellant as well as the learned Senior Counsel appearing for the first respondent-writ petitioner placed before us various propositions which may emerge while proceeding to resolve certain conflicts referable to the jurisdiction of National Company Law Tribunal and also to the authorities under Securities Exchange Board of India. The jurisdiction of the appellant to deal with the matters within its domain is also debated upon.

4. Ground No.13 raised by the appellant in the Writ Appeal is, pointedly, that the decision to de-list the shares was taken by the appellant at Mumbai and the trading of the shares is also at Mumbai and suspension of that has also been in compliance with the prescriptions made and imposed on the appellant. Predominantly, the territorial jurisdiction therefore falls exclusively within the jurisdiction of Mumbai Courts may, including the High Court of Judicature at Mumbai. Contesting this situation, the learned Senior Counsel appearing for the first respondent pointed out that a notice was issued by the appellant informing the public about the so-called de-listing and therefore, there is a decimal of cause of action which is sufficient enough to sustain this Writ Petition, from which this Writ Appeal arises, within the territorial jurisdiction of this Court.

5. When notice is issued to the public at large informing a particular fact situation, without any adverse decision as against any particular person, particularly, the noticee, it would not be appropriate for the writ Court to deal with the matter as if the authority which issued such public notice has to face litigations in various High Courts of India, rather than confining such litigation to the territorial jurisdiction of the High Court within whose territorial limits, that authority is; and, from where that notice was issued. On a plain consideration of the situation in hand, we do not see that this Court has territorial jurisdiction over the matter in hand. We hold so.

6. It is also submitted on behalf of the appellant that certain further actions have been taken and matters have been gone to a different and further stage. We record this submission.

7. In view of the finding recorded above that this Court does not have the territorial jurisdiction to entertain the writ petition from which this appeal arises, the jurisdiction exercised by the learned Single Judge in granting the impugned interlocutory order is also unsustainable.

In the result, this Writ Appeal is allowed vacating the impugned order,

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leaving open all issues inter se the appellant and respondent Nos.1 and 5. We do not see that any purpose will be served by continuing the writ petition in view of the aforesaid findings. Hence, that is also dismissed without prejudice to all other issues as between the parties. Pending miscellaneous petitions, if any, shall stand closed. No order as to costs.
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