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



Bengal Shirsti Infrastructure Development Ltd. & Others v/s Saurajit Banerjee & Another


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:- B & G INFRASTRUCTURE COMPANY PRIVATE LIMITED [Active] CIN = U40105TN2001PTC047408

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:- BENGAL INFRASTRUCTURE DEVELOPMENT PRIVATE LTD [Active] CIN = U45400WB2005PTC106917

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

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:- INFRASTRUCTURE DEVELOPMENT CORPORATION PRIVATE LIMITED [Strike Off] CIN = U99999DL1996PTC078760

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

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

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

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:- BANERJEE INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400WB2013PTC190579

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

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

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

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:- K L N INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70100KA2013PTC070361

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:- 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:- 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:- 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:- 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:- 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:- 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:- V D INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400WB2008PTC122820

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

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:- A P BANERJEE & CO PVT LTD [Active] CIN = U26953WB1977PTC030956

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:- S N BANERJEE & CO PVT LTD [Active] CIN = U21023WB1949PTC017835

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:- 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:- P D INFRASTRUCTURE DEVELOPMENT CO LTD [Strike Off] CIN = U45206AS1995PLC004491

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:- L & C INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200KA2008PTC046271

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

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:- J S INFRASTRUCTURE DEVELOPMENT (INDIA) PRIVATE LIMITED [Active] CIN = U70102MH2007PTC171627

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:- 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:- M I J INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201DL2004PTC125213

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

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

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 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:- M W INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201CH2008PTC031045

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 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:- 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:- 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:- B N BANERJEE PVT LTD [Strike Off] CIN = U10102WB1945PTC012210

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

Company & Directors' Information:- S K BANERJEE & CO PVT LTD [Strike Off] CIN = U74210WB1955PTC022249

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

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:- J N BANERJEE PVT LTD [Strike Off] CIN = U45209WB1933PTC007644

    First Appeal No. A/35/2018

    Decided On, 30 June 2020

    At, West Bengal State Consumer Disputes Redressal Commission Kolkata

    By, THE HONOURABLE MR. SAMARESH PRASAD CHOWDHURY
    By, PRESIDING MEMBER & THE HONOURABLE MRS. DIPA SEN (MAITY)
    By, MEMBER

    For the Appellant: Rajesh Biswas, Asha Ghosh, Advocates. For the Respondents: --------



Judgment Text


Samaresh Prasad Chowdhury, Presiding Member

The instant appeal under Section 15 of the Consumer Protection Act, 1986 (hereinafter referred to as ‘the Act’) is at the instance of Opposite Parties to impeach the final order/ Judgment being order No. 44 dated 15th May, 2017 passed by the District Consumer Disputes Redressal Forum, Kolkata, Unit-I (in short, ‘Ld. District Forum’) in Consumer complaint No. 299 of 2010. By the impugned order, the Ld. District Forum allowed the complaint lodged by the respondent Nos. 1 and 2/complainants. The operative part of the order reproduces below:

That the CC No. 299/2010 is allowed on contest with cost against the OPs. The OPs are jointly and/or severally directed to give possession and register and complainants after receiving the balance amount including adjustment of the illegally deducted amount of Rs. 1,14,400/- and after adjustment of the said amount that will be paid by the complainants and are also directed to pay to the complainant compensation of Rs. 20,000/- (Rupees twenty thousand) only for harassment and mental agony and litigation cost of Rs. 5000/- (Rupees five thousand) only within 30 days from the date of communication of this order, i.d. an interest @ 10% p.a. shall accrue over the entire sum due to the credit of the complainant till full realisation.

The respondents herein being complainants lodged the complaint under Section 12 of the Act before the Ld. District Forum stating that they have applied for allotment of an apartment at Shristi Nagar, Asansol within the District of Paschim Burdwan and one provisional Allotment Letter of apartment No. B-3A, Poorvi Shristi Nagar, Asansol was allotted by OP No. 1 company on 09.02.2009 at a total consideration of Rs. 11,44,000/-. The complainants have made down payment of Rs. 1,71,600/-. In the agreement it was mentioned that the OP No. 1 company have a standardized approved tripartite agreement which needs to be entered into by the intending purchaser, the OP No. 1 company and the Bank and the said fact were made clear to the complainants at the time of application for allotment of said unit. The complainants have also made a payment of Rs.57,400/- by a cheque and a money receipt to that effect had been issued on 11.11.2009. The complainants alleged that the State Bank of India, Delhi, (new Rajendra Nagar Branch) was pleased to inform that the loan has been sanctioned to purchase the apartment and they were advised to contact the office at the earliest convenience for execution of the documents. The complainants have stated that time and again they have requested the OP No. 1 company that the agreement format has to be forwarded but as there was no positive response from OP No. 1 company, the complainants could not obtain loan to defray the expenses to purchase the apartment. The complainants submitted that they are ready to make payment of the entire money and the Opposite Parties should be directed to handover the possession of the flat agreed to be sold and to execute the deed of conveyance in favour of them. Hence, the respondent approached the Ld. District Forum with prayer for an order directing the Opposite Parties to withdraw the letter of cancellation issued by them and handover possession of the flat and to execute the deed of conveyance upon receipt of entire consideration money, to pay compensation of Rs. 1,00,000/- for harassment and mental agony and/or refund a sum of Rs. 1,14,400/- wrongly deducted.

The Opposite Parties by filing a written version have stated that due to non-fulfilment of the terms and conditions, they were compelled to cancel the agreement and refunded the amount paid by the complainants after deduction of 10% of the total amount of the unit. Therefore, as there was no deficiency on the part of them, complaint should be dismissed.

After assessing the materials on record, the Ld. District Forum by impugned order allowed the complaint with certain directions upon the OPs, as indicated above. To assail the said order, the OPs have come up in this commission with the present appeal.

Mr. Rajesh Biswas, Ld. Advocate for the appellants has submitted that the price of the unit was fixed at Rs. 11,44,000/- and down payment of Rs. 1,71,600/- was made by the respondents and the rest amount was scheduled to be paid as per terms and conditions of the allotment letter within 30 days from the date of allotment letter. He has drawn out attention to the provisional allotment letter dated 09.02.2009 and submitted that as the respondents have opted for down payment plan and as they paid Rs. 1,71,600/- towards application money, they were liable to pay Rs. 9,72,400/- towards the full and final payment of the total costs within 30 days from date of the letter. He has also submitted that as the respondents could not make payment, by a letter dated 25.02.2010 the appellant company cancelled the allotment of the apartment and after deduction of 10% of the unit price out of total payment of Rs. 2,29,000/- refunded Rs. 1,14,600/-. Therefore, as there was no deficiency in services on the part of appellant company, the Ld. District Forum should have dismissed the complaint. He has further submitted that the Ld. District Forum has wrongly held that the appellant/OP company has failed to provide the necessary documents to the complainants/respondents for securing loan from State Bank of India. In this regard, Ld. Advocate for the appellant has drawn out attention to the allotment letter wherein it has been categorically mentioned that the appellant company is engaged in developing the entire project with the loan assistance of Housing of Urban Development Corporation Limited (HUDCO) to whom it has mortgaged the entire property towards security for loans. Hence, the right created therein is subject to the prior mortgage/chargeable of HUDCO, which shall be discharged only after the dues of HUDCO is clear and the written permission from the HUDCO to that effect is obtained. Therefore, when the respondents being well aware about such terms and conditions agreed to purchase the apartment of down payment plan and failed to make payment to purchase the flat/unit, there was no deficiency in services on the part of appellant company and as such order being not sustainable on the facts , the impugned order is liable to be set aside.

Despite notice, none appears for the respondents.

We have considered the submission made by the Ld. Advocate for the appellants and scrutinised the materials on record.

Undisputedly, the respondents being son and mother in relation have been living New Delhi had applied for purchasing of an apartment from the appellant company in their project on Shristi Nagar, Asansol at a total consideration of Rs. 11,44,000/- and a down payment of Rs. 1,71,600/- was paid by the respondents. On 09.02.2009 the appellant company issued one provisional Allotment Letter of two BDR apartment at Poorvi being apartment No. B-3 A at shristi Nagar, Asansol and the total costs of the unit was settled at Rs. 11,44,000/-. It is not in dispute that the respondents had paid Rs. 1,71,600/- at the time of application money and further paid a sum of Rs. 57,400/- aggregating Rs. 2,29,000/-.

The whole dispute cropped up for non-availing of loan by the respondents. Evidently, the State Bank of India, Rajendra Nagar Branch (New Delhi) agreed to provide house building loan to the respondents but the respondents could not avail the loan facility as the entire project was kept under mortgage under Housing and Urban Development Corporation Limited (HIDCO), to whom the developer company has mortgaged the entire property towards the security for loans.

Evidently, on 10.12.2009 the respondent wrote a letter to the respondent No. 2 i.e. the Vice President (marketing) of appellant company stating that SBI, Delhi could not disburse the loan as they could not submit relinquishment letter from HUDCO. In this backdrop, by a letter dated 25.02.2010 the appellant company cancelled the allotment and deducted 10% of the total price of the apartment i.e. Rs. 1,14,400/- out of total price of Rs. 11,44,000/-.

In this regard, it would be pertinent to have a look to clause 6 of the terms and conditions of the agreement which runs as follows:

“6. Upon withdrawal cancellation of the booking by the Allottee(s) after the lottery, but before delivery of possession is made over to the Allottee (s) the money paid by the allottee(s) shall be refunded to him without any interest and after deduction a sum towards service charges when is equivalent to 5% of the total price payable for the allotted developed apartment. The allottee(s) hereby agrees/agree to such interest free refund and the deduction and further agreed/agree not to raise objection thereto.”

Therefore, keeping in view the above terms and conditions, the appellant company should not have deducted 10% of the total price and this act on the part of appellant company amounts to unfair trade practice within the meaning of Section 2(1)(r) of the Act.

What we find from the agreement is that there is stark incongruities between the remedies available to the appellant company and the respondent with regard to interest to be paid under default clause. Clauses 7 and 11 of the agreement appears to be relevant which are set out below:

“7. The Allottee (s) agrees /agree to make punctual payments of the price and/or the instalment in the manner mentioned in the Provisional Allotment Letter for the said Apartment. Any delay beyond due date will attract interest @ 15% p.a. for the period of delay up to a maximum of two months. the company reserves the right to cancel the allotment if payment including interest so calculated is delayed beyond two months from the due date of payment. As such cancellation the total deposit or instalments paid by the allottee will be refunded without any interest and after deduction of the applicable service charges.

11. If Bengal Shristi fails to deliver possession of the said apartment to the allottee(s) within the stipulated time as mentioned in clause 9 (subject to force majeure as stated in clause 10), then it shall pay compensation to the allottee(s) for the said apartment effective from the scheduled date of possession, till the actual handing over of the said apartment @ Rs. 1500/- per month.”

In a landmark decision reported in (2019) 5 SCC 725 (Pioneer Urban Land and Infrastructure Ltd. –vs- Govindan Raghavan) the Hon’ble Supreme Court observed that a terms of a contact will not be final and binding if it is shown that the flat purchasers had no option but to sign on the dotted line, on a contract framed by the builder. The provisional allotment letter and the terms and conditions annexed therewith appears to be one sided, unfair and unreasonable. The incorporation of such one sided clauses in an agreement constitutes an unfair trade practice as per Section 2(1) (r) of the Act since it adopts unfair methods or practices for the purpose of selling the flats by the builder.

The facts and circumstances and materials on record clearly indicate that the appellant company being a reputed company did not deal with the respondents/complainants in proper manner and refund of amount after deduction of 10% by violating the terms indicates the intention of the appellant company which amounts not only deficiency in rendering services within the meaning of Section 2(1)(g) read with Section 2(1)(o) of the Act but also amounts to unfair trade practice as per Section 2(1)(r) of the Act.

Considering the above, we do not find any reason to hold any contrary view of the Ld. District Forum that the appellant company should have given an opportunity to the respondents/complainants to explain their p

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osition and to ascertain whether they are interested to purchase the unit or not but without adhering to the same, the sudden cancellation of the allotment was a gross negligence and deficiency on the part of appellant company. In view of the above, the impugned order is modified to the extent that the appellants/OPs jointly and/or severally to give possession, register and execute the deed of conveyance in respect of flat in question in favour of respondents/complainants as per Allotment Letter dated 09.02.2009 after receipt of the balance consideration amount within 90 days from date, in default the appellant company/OP company shall refund Rs. 57,200/- i.e. 5% of the total price in favour of the respondents/complainants (as per agreement) within one month thereafter, failing which the said amount shall carry simple interest @ 10% p.a. from date till its repayment. However, considering the facts and circumstances, the appellants/OPs shall have no obligation to pay compensation of Rs. 20,000/- or litigation costs of Rs. 5,000/-. With the above observations and directions, the instant appeal stand disposed of. The Registrar of this Commission is directed to send a copy of this order to the Ld. District Consumer Disputes Redressal Forum, Kolkata, Unit- I for information.
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