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Chinthakunta Rajesekhar Rao, Proprieto of Leela Borewells Screens Manufacturing Industries, Madanapalle v/s Venkata Sai & Co., Rep. by its Managing Partner Ganachari Hari & Another

    C.R.P. Nos. 2280 & 2281 of 2017

    Decided On, 21 June 2017

    At, In the High Court of Judicature at Hyderabad

    By, THE HONOURABLE MR. JUSTICE V. RAMASUBRAMANIAN & THE HONOURABLE MR. JUSTICE N. BALAYOGI

    For the Petitioner: A.P. Reddy, Advocate. For the Respondents: M.V. Suryanarayana, Advocate.



Judgment Text

Common Order:

V. Ramasubramanian, J.

1. These civil revision petitions arise out of a common order passed by the Principal District Judge, Chittoor in two interlocutory applications, one for reopening of evidence and another for recalling of PW.1 for cross-examination, in an Arbitration O.P.

2. Heard Mr. A.P. Reddy, learned counsel for the petitioner and Mr. V. Suryanarayana, learned counsel appearing for the respondents.

3. This is an unfortunate case where a fundamental aspect has been omitted to be taken note of at all levels. It appears that the respondents herein filed an Original Petition in A.R.O.P.No.113 of 2016 directly on the file of the Principal District Judge, Chittoor, for appointment of Arbitrator to adjudicate a dispute that arose under a MOU dated 11.02.2003. The Original Petition was actually filed in the year 2013 before the II Additional District Court, Madanapalle and later transferred to the Principal District Court, Chittoor and renumbered.

4. Without realizing the fact that the Principal District Judge does not have jurisdiction to appoint Arbitrators under the Arbitration and Conciliation Act, 1996 except in cases where a suit is filed before him and the defendant files an application under Section 8, the District Court proceeded to hear the Arbitration O.P. and examined the witnesses.

5. When the trial was nearing completion, two applications were taken out by the petitioner before the trial Court seeking reopening of evidence and for recalling PW.1 for cross-examination. Both this applications were dismissed by the District Court forcing the petitioner to come up with the above revision petitions.

6. It is needless to point out that the power to appoint an Arbitrator vests under Section 11 (6) of the 1996 Act upon the Chief Justice or his delegate. A VRS,J & NBY,J. A.S.No.3407 of 2003 Civil Court will have a limited jurisdiction under Section 8 of the Act, to refer the parties to arbitration, if a suit had been filed overlooking the arbitration clause. The filing of a petition directly before the District Court under Section 8 is not a proper procedure. Therefore, the Original Petition itself is liable to be struck off from the Register. When that is so, the civil revision petitions arising out the interlocutory orders cannot be maintained.

7. Therefore, both these civil revision petitions are allowed and the Arbitration O.P. on

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the file of the Principal District Judge, Chittoor is struck off. The parties are at liberty to work out their remedies in a manner known to law. As a sequel, miscellaneous petitions pending in this appeal, if any, shall stand closed. There shall be no order as to costs.
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