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



Bhuma Infrastructure Pvt. Ltd. V/S Oriental Bank of Commerce


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:- INDIA E-COMMERCE LIMITED [Active] CIN = L99999MH1968PLC014091

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:- 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:- V P M INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400TN2011PTC082368

Company & Directors' Information:- S H COMMERCE PRIVATE LIMITED [Active] CIN = U51109WB2008PTC121420

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

Company & Directors' Information:- A. M. COMMERCE PRIVATE LIMITED [Active] CIN = U51909WB2011PTC168744

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:- ORIENTAL INFRASTRUCTURE PRIVATE LIMITED [Amalgamated] CIN = U45201GJ2005PTC045418

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:- 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:- G S E-COMMERCE PRIVATE LIMITED [Active] CIN = U52100KA2013PTC067567

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:- V K COMMERCE PVT LTD [Amalgamated] CIN = U51109WB1984PTC037122

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

Company & Directors' Information:- P. R. COMMERCE PRIVATE LIMITED [Active] CIN = U51909WB2008PTC122333

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:- M & P E. COMMERCE PRIVATE LIMITED [Active] CIN = U74300DL1999PTC099198

Company & Directors' Information:- THE ORIENTAL COMPANY LIMITED [Active] CIN = U67120WB1935PLC094079

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:- ORIENTAL COMPANY LIMITED [Not available for efiling] CIN = U70101RJ1935ULL000047

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:- R S COMMERCE PVT LTD [Converted to LLP] CIN = U51909WB1995PTC074372

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 S COMMERCE PRIVATE LIMITED [Active] CIN = U51909WB1997PTC084487

Company & Directors' Information:- ORIENTAL INDIA LTD [Strike Off] CIN = U51226WB1983PLC036505

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:- T S R I COMMERCE PRIVATE LIMITED [Strike Off] CIN = U65910TG1999PTC032173

Company & Directors' Information:- AND E-COMMERCE PRIVATE LIMITED [Active] CIN = U74120AP2015PTC096206

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:- 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:- D B S COMMERCE PRIVATE LIMITED [Active] CIN = U52190MH2009PTC190773

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:- A P COMMERCE LIMITED [Strike Off] CIN = U51909WB1981PLC033798

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:- 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:- 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:- THE BANK OF COMMERCE LTD [Strike Off] CIN = U65923WB1929PLC006511

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:- S P H R INFRASTRUCTURE PVT LTD [Strike Off] CIN = U45209WB2006PTC109280

Company & Directors' Information:- K P INDIA COMMERCE PRIVATE LIMITED [Strike Off] CIN = U51909AS2001PTC006701

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:- ORIENTAL CORPN PVT LTD [Active] CIN = U51909GJ1937PTC000133

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:- Y S E-COMMERCE PRIVATE LIMITED [Active] CIN = U72200MH2000PTC126344

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

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:- B AND D E-COMMERCE PRIVATE LIMITED [Strike Off] CIN = U74999HP2015PTC000945

Company & Directors' Information:- I P E-COMMERCE PRIVATE LIMITED [Active] CIN = U52399CH2012PTC033585

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:- 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:- J S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45203GJ2003PTC042641

Company & Directors' Information:- ORIENTAL COMMERCE PVT LTD [Strike Off] CIN = U15209WB1996PTC079017

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:- 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:- BANK OF COMMERCE LIMITED [Dissolved] CIN = U65110KL1901PLC000124

Company & Directors' Information:- ORIENTAL BANK OF INDIA LIMITED [Dissolved] CIN = U65191KL1920PLC000830

Company & Directors' Information:- BANK OF COMMERCE LTD. [Dissolved] CIN = U99999MH1921PTC000917

Company & Directors' Information:- ORIENTAL CORPORATION LIMITED [Not available for efiling] CIN = U99999MH1937PTC002741

    SA No. 154 of 2019

    Decided On, 29 January 2020

    At, Debts Recovery Tribunal Hyderabad

    By, THE HONORABLE JUSTICE: R. MALLIKARJUNA
    By, (PRESIDING OFFICER)

    For Petitioner: T. Vijay Kumar And For Respondents: V. Raghu



Judgment Text


1. The applicant filed Securitisation Application under Section 17 of the Securitisation and Reconstruction of Financial Assets and Enforcement of Security Interest Act, 2002 challenging the sale notice dated 26.04.2019 fixing the auction on 30.05.2019 under SARFAESI Act and without following the rules, provisions, regulations and procedures as prescribed under SARFAESI Act.

2. The case in brief is that applicant has approached respondent bank for sanction of cash credit/bank guarantee of Rs. 2.00 crores vide sanction letter dated 07.03.2015 i.e., cash credit limit of Rs. 1.00 crore and bank guarantee for Rs. 1.00 crore in favour of National Small Industries Corporation. The applicant availed bank guarantee on 3.09.2015 and made fixed deposit of Rs. 25.00 lakhs. It is submitted that the respondent bank has taken sufficient security worth Rs. 3,50,00,000/- from applicant company, but respondent has not come forward with applicant company for conversion of bank guarantee into cash credit limit. Thereafter the applicant company approached the respondent bank for additional financial assistance by offering additional securities, but respondent bank has not considered the request of applicant company. Instead of considering the request the respondent bank has stopped the day-to-day operations in the account of applicant company. It is submitted that respondent bank has issued notices to Smt. Shaik Shahnaz Begum, who resigned from the directorship of applicant company and in her place one director Sri Radhakrishna duggirala was taken on board of applicant company w.e.f. 29.12.2017. Inspite of non-cooperation from respondent bank, the applicant company was prompt in payment of loan instalments initially for about three years i.e., upto 31.3.2018. The respondent bank declared the loan account as NPA and issued demand notice dated 01.10.2018 under section 13(2) recalling the entire loan amount together with interest accrued to Rs. 1,79,35,657.60ps. The applicant company approached M/s. Resilent Projects and entered into a memorandum of understanding for arranging loan to close the loan account and according to the said understanding, M/s. Resilent projects agreed to fund Rs. 20.00 lakhs to applicant company and thereafter the applicant company informed respondent bank that they were ready to pay Rs. 20.00 lakhs and respondent bank informed to make the payment in "No lien account". Thereafter the applicant company addressed letter dated 10.12.2018 requesting to release one out of two secured properties and offered to pay Rs. 60,00,000/- to respondent bank through Resilent project but the respondent did not consider the request of applicant company. It is submitted that applicant has an intention to close the account and settle the matter amicably but respondent bank went ahead for taking possession of secured assets in pursuance of possession notice issued and published in newspapers dated 13.12.2018. Thereafter sale notice dated 26.4.2019 was issued fixing the auction on 30.05.2019 without deduction of amount kept in No lien account.

The applicant relied upon the following judgments:

a) Judgment of Hon'ble Supreme court in Mathew Varghese Vs. M. Amritha Kumar : (2014) 5 SCC 610.

b) Mardia Chemicals case reported in : 2004 (4) SCC 311 and also in 2014 (2) ALD page 350 (DB) Vs. Union of India.

c) Hon'ble Supreme Court judgment reported in : 2014 (6) SCC page 1 Harsh Govardhan's case.

It is contended that the respondent bank has not issued notice under 8(6) and not followed 8(7) and 9(1) which is mandatory to the notice as per the Act. The respondent bank issued sale notice without date which is against law and which don't show the 30 days gap as per law. The respondent failed to give opportunity to redeem his property for payment of amount before date of publication as per the Act. It is submitted that the sale notice was not affixed on schedule property as it is against the law. As per 8(1) of SARFAESI rules, the possession notice need to be affixed on the outer door of schedule property. The possession notice issued by respondent is also not maintainable in view of the fact that no notice has been issued to applicant before alleged compliance of Section 2(1)(o) of SARFAESI act. The applicant further states that the charges said to have been created by applicant company are also barred and hence void, having been not registered under section 125 and 135 of Companies Act. The recall notice issued by respondent is against the RBI circular issued in the year 1986-87. The respondent has published a notice to take symbolic possession of property which is otherwise not according to rule 8(1) of SARFAESI Rules. It is submitted that each and every allegation and purported claims set out in the notice are baseless, frivolous, vexatious, misconceived and arbitrary. Hence prayed to declare the action initiated by respondent bank as illegal, arbitrary, null and void.

3. Reply statement filed by respondent bank denying all the averments made by applicant. It is submitted that the applicant was made clear that the bank guarantee cannot be converted into cash credit facility. It is true that the beneficiary invoked the bank guarantee and the same was honoured. The availability of security cannot be a sole ground for grant of limits or conversion of limits. It is vehemently denied that there was any negative attitude on behalf of respondent as alleged. Admittedly, the applicant was given a long rope for conducting the account as per terms of sanction. Since the applicant failed to adhere to the terms of sanction, the day to day operations in account were stopped. It is submitted that respondent has not released Mrs. Shaik Shahanaz Begum from the liability for the Claim. Unilateral resignations etc are not binding on the respondent. It is absolutely false to allege that the applicant was prompt in repayment of dues. It is true that the demand notice dated 01.10.2018 was issued recalling the outstanding dues. It is also submitted that the respondent is not aware about the steps taken by applicant to obtain alleged loan from M/s. Resilent projects etc. Admittedly no permission has been obtained from respondent for entering into alleged memorandum of understanding with M/s. Resilent Projects, it is vehemently denied that there was any consent from respondent for alleged transaction with Resilent Projects. There is not even an iota of truth in the statements made. It was made clear to applicant that the securities cannot be released piecemeal and only on the clearance of entire dues the documents would be released and not otherwise. However, it is reiterated that only after following the RBI advices, the account has been classified as NPA. It is true that the applicant had been promising to dear the entire outstanding dues but has been dragging the matter. It is contended that the applicant is well aware that the steps under SARFAESI Act are all time bound and same cannot be delayed. It is true that all statutory notice were duly served on applicant. All payments made by applicant are given deduction and a sum of Rs. 1,61,99,587/- as on 31.5.2019 along with miscellaneous expenses is outstanding. It is equally true that after classification of account as NPA, further steps under SARFAESI act have been taken up. It is submitted that Rule 8(6) notice is duly served on applicant and even after expiry of stipulated Period of 30 days, the mortgage has not been redeemed. The Judgment in the matter of Mathew Varghese Vs. Amritha kumar do not apply to the facts of present case. The 30 days gap is maintained for bringing the property to sale. It is absolutely false to allege that the 30 days sale notice does not have a date. It is vehemently denied that the applicant is not given any opportunity for redeeming the mortgage. It is vehemently denied that the secured asset is not in possession of applicant and affixture of auction notice. All the steps taken by authorised officer are in consonance with the scheme of SARFAESI Act. It is vehemently denied that there is any violation of public policy or Section 23 of contract Act as alleged. All issues raised by applicant in reply notice under section 13(3A) of the Act is duly replied and the same is sufficient compliance of provisions of SARFAESI Act. It is reiterated that the respondent followed all legal steps available to it under law for recovering the dues. The applicant cannot insist for grant of renewal/enhancements contrary the bank's guidelines. It is submitted that the sale notice dated 16.4.2019 was duly served on applicant and its guarantors. The applicant failed to redeem the mortgage within 30 days period, the respondent issued E-auction notice dated 26.4.2019 and the same was affixed at the side and published in "Times of India and Eenadu" on 27.4.2019. The valuation report from panel valuer was obtained on 24.10.2018. All payments made by applicant were given due deduction. It is submitted that this Tribunal directed the applicant to deposit Rs. 15 lakhs within one week from date of order and another Rs. 15.00 lakhs in another week thereafter. However, the applicant did not comply the conditional order. There were no bidders for auction and respondent intends to proceed further auction under SARFAESI act. It is finally submitted that the respondent followed all steps under SARFAESI act and no deviation whatsoever. Hence prayed to dismiss the SA.

4. The points for consideration are as follows:

(i) whether the sale notice dated 26.4.2019 under challenge is sustainable in law?

(ii) whether the respondent bank has followed the procedure as contemplated under law?

(iii) whether the applicant is entitled to the relief sought for in the present SARFAESI application?

Heard both the parties at length and perused the material documents filed by them.

5. It is the contention of the applicants that the respondent bank has failed to follow the guidelines of RBI in classifying the account as NPA, the respondent bank has failed to affix the possession notice on secured asset, the possession notice is not served on the borrowers.

6. Per contra, the respondent filed its counter and filed set of documents denying each and every averment of the applicant herein. The respondent bank contends that the applicants have raised objection vide letter dated 27.11.2018 to the notice sent under section 13(2) of the Act. The respondent bank replied the same vide letter dated 04.12.2018, hence complied with Section 13(3A) of SARFAESI Act. As there was no repayment from the applicants to the demand notice issued under section 13(2) of the Act, the respondent bank was constrained to issue the possession notice under section 13(4) of the Act. Since no repayment is forthcoming, the respondent bank proceeded for the auction of the secured assets. The respondent bank further submits that the grounds raised by the applicant are not tenable and the respondent bank has strictly complied with the procedure contemplated under the SARFAESI Act and rules made thereunder. Therefore, praying that the SA is liable to be dismissed.

7. Points (i) & (ii):

The respondent bank has filed documents viz., demand notice dated 01.10.2018 along with proof of service on the applicants, possession notice dated 10.12.2018, photographs evidencing service and affixture of the possession notice, publication in "Business standard and Mana Telangana" both dated 13.12.2018. The respondent bank filed 30 days sale notice dated 16.4.2019 and proof of service of the same is filed. Thus the respondent bank has demonstrated that it had followed the procedures contemplated under the provisions of the SARFAESI Act and the rules made thereunder.

The respondent bank issued sale notice dated 26.4.2019 and filed proof of publication and affixture of the same. In the foregoing circumstances, it is therefore held th

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at the actions of the respondent bank in issuing the sale notice dated 26.4.2019 is valid in law and the respondent bank has complied with the provisions of the SARFAESI Act and the Rules made thereunder as demonstrated through their documents referred above and which have not been objected to or contravened by the applicant. The respondent bank submitted that the contemplated auction on 30.05.2019 did not fructify for want of bidders. 8. Point No. (iii): Since the respondent bank has followed the procedure as contemplated under the Act and the rules made thereunder in issuing the impugned possession notice dated 10.12.2018 and sale notice dated 26.4.2019, this SARFAESI application is devoid of any merits and the applicant failed to establish any infirmity in the procedure adopted by the respondent bank as secured creditor. Since the auction on 30.05.2019 was cancelled, the cause of action no more survives and the SA is liable to be dismissed as infructuous. 9. Accordingly the SA is dismissed. The respondent bank is at liberty to proceed further in accordance to law. 10. Communicate a copy of this order to the parties concerned. (Dictated to the P.A., transcribed by her, corrected, signed and pronounced by me in the open court on this the 29th day of Jan, 2020)
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