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Britannia Industries Limited, rep.by its Authorized Signatory v/s Sulochana Cotton spinning Mills Private Limited rep.by its General Manager


Company & Directors' Information:- GENERAL MILLS INDIA PRIVATE LIMITED [Active] CIN = U15510MH1995PTC094741

Company & Directors' Information:- BRITANNIA INDUSTRIES LTD [Active] CIN = L15412WB1918PLC002964

Company & Directors' Information:- P A S COTTON MILLS PRIVATE LIMITED [Active] CIN = U17111TN2005PTC058104

Company & Directors' Information:- V R A COTTON MILLS PRIVATE LIMITED [Active] CIN = U15311PB1997PTC020061

Company & Directors' Information:- C A V COTTON MILLS PRIVATE LIMITED [Active] CIN = U17115TZ1987PTC002014

Company & Directors' Information:- SULOCHANA COTTON SPINNING MILLS PRIVATE LIMITED [Active] CIN = U17111TZ1990PTC002580

Company & Directors' Information:- V K S M COTTON MILLS LIMITED [Active] CIN = U17111TZ1998PLC008682

Company & Directors' Information:- P K COTTON MILLS PRIVATE LIMITED [Active] CIN = U17111DL2004PTC130281

Company & Directors' Information:- K G COTTON SPINNING MILLS PRIVATE LIMITED [Active] CIN = U17219PB1997PTC019422

Company & Directors' Information:- K P G COTTON MILLS PRIVATE LIMITED [Active] CIN = U17115TZ1993PTC004509

Company & Directors' Information:- D B V COTTON MILLS PRIVATE LIMITED [Active] CIN = U17115TZ1982PTC001145

Company & Directors' Information:- SULOCHANA INDUSTRIES PRIVATE LIMITED [Under Process of Striking Off] CIN = U24230JH2006PTC012560

Company & Directors' Information:- S S COTTON MILLS PRIVATE LIMITED [Active] CIN = U17115PB1997PTC019918

Company & Directors' Information:- P R COTTON INDUSTRIES PRIVATE LTD. [Active] CIN = U74899DL1987PTC028281

Company & Directors' Information:- G N GENERAL MILLS PRIVATE LIMITED [Strike Off] CIN = U15311DL1981PTC012466

Company & Directors' Information:- J R COTTON MILLS PRIVATE LIMITED [Strike Off] CIN = U17111TN1996PTC034302

Company & Directors' Information:- D C H COTTON MILLS PRIVATE LIMITED [Strike Off] CIN = U17111TZ1997PTC008130

Company & Directors' Information:- L D COTTON MILLS PRIVATE LIMITED [Strike Off] CIN = U17291MH2014PTC256832

Company & Directors' Information:- A D COTTON MILLS PVT LTD [Active] CIN = U99999MH1970PTC014837

Company & Directors' Information:- J S COTTON SPINNING MILLS PRIVATE LIMITED [Amalgamated] CIN = U17111TZ1990PTC002643

Company & Directors' Information:- GENERAL INDUSTRIES LTD [Strike Off] CIN = U36900WB1934PLC007878

Company & Directors' Information:- V P K COTTON MILLS PRIVATE LIMITED [Strike Off] CIN = U17111TZ2000PTC009530

    C.R.P.(NPD) No.2661 of 2012 & M.P.No.1 of 2012

    Decided On, 19 July 2012

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE G. RAJASURIA

    For the Petitioner: R. Jawaharlal, Advocate. For the Respondent: R. Sankarappan, Advocate.



Judgment Text

(Prayer: This civil revision petition is preferred under Article 227 of the Constitution of India as against the order dated 12.07.2012 passed by the learned I Additional District Judge, Coimbatore in I.A.No.520 of 2012 in Appeal A.S.No.59 of 2012.)

1. This civil revision petition has been focussed as against the order dated 12.07.2012 passed by the learned I Additional District Judge, Coimbatore in I.A.No.520 of 2012 in Appeal A.S.No.59 of 2012.

2. Heard both sides.

3. A thumbnail sketch of the germane facts, in a few broad strokes, absolutely necessary for the disposal of this civil revision petition would run thus:

Challenging the order of rejection of the application under Order 7 Rule 11 of CPC, the defendant/revision petitioner preferred appeal in A.S.No.59 of 2012, which is pending before the I Additional District Judge, Coimbatore. The said court also ordered status quo.

4. Being aggrieved by the said order, this revision is focussed.

5. At the time of submitting the arguments, the learned counsel for the revision petitioner would submit that the appeal is listed on 01.08.2012 before the appellate court for hearing both sides and the revision petitioner would be satisfied, if a suitable direction is given to the appellate authority for expeditious disposal of the appeal, preferably within a week.

6. Heard the learned counsel for the respondent/plaintiff also in this regard.

7. I could see considerable force in the submission made by the learned counsel for the petitioner.

8. Accordingly, the appellate court is directed to dispose of the appeal within the first week of August 2012.

9. The learned Advocates on both sides would also make an additional submission for being accepted that now presumably, the records relating to the appeal would be with the I Additional District Judge, Coimbatore and in view of the creation of new court for Tiruppur area, the records in the appeal may have to sent to the court concerned immediately

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for expeditious disposal as set out supra. As such, it is also ordered. 10. With the above directions, this civil revision petition is disposed of. No costs. Consequently, the connected miscellaneous petition is closed.
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