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



Eskay Brothers Steels Ltd. v/s B.P. Projects Pvt. Ltd.


Company & Directors' Information:- Y K M PROJECTS PRIVATE LIMITED [Active] CIN = U40109TG2008PTC057263

Company & Directors' Information:- V S L STEELS LIMITED [Active] CIN = U27109KA2003PLC058185

Company & Directors' Information:- H M STEELS LIMITED [Active] CIN = U27106PB1999PLC022707

Company & Directors' Information:- D S R M STEELS PRIVATE LIMITED [Active] CIN = U27310TZ2005PTC012353

Company & Directors' Information:- P D P STEELS LTD [Active] CIN = U65921WB1996PLC077555

Company & Directors' Information:- T G R PROJECTS INDIA PRIVATE LIMITED [Active] CIN = U45200KA2012PTC062702

Company & Directors' Information:- S G PROJECTS LIMITED [Active] CIN = U65999WB1990PLC049684

Company & Directors' Information:- S D S STEELS PRIVATE LIMITED [Active] CIN = U51420TN2006PTC060563

Company & Directors' Information:- J. B. AND BROTHERS PRIVATE LIMITED [Active] CIN = U36911MH2009PTC191625

Company & Directors' Information:- R K K R STEELS PRIVATE LIMITED [Active] CIN = U27101TN1965PTC006069

Company & Directors' Information:- J K S PROJECTS LIMITED [Active] CIN = U45400WB2011PLC157565

Company & Directors' Information:- A J BROTHERS LIMITED [Active] CIN = L60300MH1980PLC107927

Company & Directors' Information:- O P STEELS PRIVATE LIMITED [Active] CIN = U27109DL1987PTC027085

Company & Directors' Information:- T & T PROJECTS LIMITED [Active] CIN = U45201AS2008PLC008641

Company & Directors' Information:- W AND W PROJECTS PRIVATE LIMITED [Active] CIN = U65910DL1989PTC036754

Company & Directors' Information:- H AND V PROJECTS PRIVATE LIMITED [Active] CIN = U72400DL2011PTC220047

Company & Directors' Information:- H R STEELS PRIVATE LIMITED [Active] CIN = U74899DL1995PTC070914

Company & Directors' Information:- B G STEELS PRIVATE LIMITED [Active] CIN = U74899DL1991PTC042560

Company & Directors' Information:- S. V. S. PROJECTS PRIVATE LIMITED [Active] CIN = U70100AP1998PTC029024

Company & Directors' Information:- N G A STEELS PRIVATE LIMITED [Active] CIN = U27109TZ1995PTC005908

Company & Directors' Information:- C V S STEELS PRIVATE LIMITED [Active] CIN = U29253DL2009PTC189824

Company & Directors' Information:- P P S. STEELS INDIA PRIVATE LIMITED [Active] CIN = U27106TZ2002PTC010188

Company & Directors' Information:- M G BROTHERS PRIVATE LIMITED [Active] CIN = U72900AP2000PTC033341

Company & Directors' Information:- M V PROJECTS (INDIA) PRIVATE LIMITED [Active] CIN = U45202KA2008PTC045272

Company & Directors' Information:- J P STEELS LTD [Active] CIN = U27107AS1992PLC003736

Company & Directors' Information:- S V S PROJECTS INDIA PRIVATE LIMITED [Active] CIN = U45200AP2015PTC096787

Company & Directors' Information:- K P STEELS LIMITED [Liquidated] CIN = U27109TG1986PLC006878

Company & Directors' Information:- P L STEELS PRIVATE LIMITED [Active] CIN = U27109UR2004PTC000445

Company & Directors' Information:- Z V STEELS PRIVATE LIMITED [Active] CIN = U51909MH1997PTC109791

Company & Directors' Information:- M Q STEELS PRIVATE LIMITED [Active] CIN = U74899DL1997PTC089231

Company & Directors' Information:- S S BROTHERS (INDIA) PRIVATE LIMITED [Active] CIN = U70101MP1998PTC031552

Company & Directors' Information:- A T E PROJECTS PRIVATE LIMITED [Active] CIN = U74999DL1999PTC102246

Company & Directors' Information:- U W T PROJECTS LIMITED [Active] CIN = U45200AP2004PLC043198

Company & Directors' Information:- N. STEELS PRIVATE LIMITED [Active] CIN = U27106GJ2009PTC056732

Company & Directors' Information:- C I C STEELS PVT LTD [Active] CIN = U27109WB1988PTC045251

Company & Directors' Information:- M J R STEELS PVT LTD [Active] CIN = U74999WB1996PTC076803

Company & Directors' Information:- H S M STEELS PRIVATE LIMITED [Active] CIN = U27100TG2010PTC067913

Company & Directors' Information:- D C STEELS LIMITED [Active] CIN = U27106PB1990PLC010517

Company & Directors' Information:- J J PROJECTS PVT LTD [Active] CIN = U24231WB1986PTC040246

Company & Directors' Information:- G M K STEELS PRIVATE LIMITED [Active] CIN = U74899DL2000PTC108623

Company & Directors' Information:- S I F STEELS LIMITED [Active] CIN = U27310GJ1972PLC002137

Company & Directors' Information:- Z H PROJECTS PRIVATE LIMITED [Strike Off] CIN = U45400WB2012PTC184307

Company & Directors' Information:- K & J PROJECTS PRIVATE LIMITED [Active] CIN = U45203MH2004PTC150165

Company & Directors' Information:- M U STEELS PRIVATE LIMITED [Active] CIN = U27100DL2011PTC228818

Company & Directors' Information:- M P K STEELS I PRIVATE LIMITED [Active] CIN = U27109AS2005PTC007674

Company & Directors' Information:- T & I PROJECTS LTD [Active] CIN = L29130WB1984PLC038232

Company & Directors' Information:- L M STEELS PRIVATE LIMITED [Active] CIN = U13209UP1980PTC005064

Company & Directors' Information:- S I STEELS INDIA PRIVATE LIMITED [Strike Off] CIN = U52390PY2009PTC002285

Company & Directors' Information:- G N B BROTHERS PRIVATE LIMITED [Active] CIN = U74899DL1993PTC054334

Company & Directors' Information:- P M P STEELS LIMITED [Strike Off] CIN = U93090TN1994PLC026915

Company & Directors' Information:- ESKAY BROTHERS STEELS LTD. [Active] CIN = U70102WB1991PLC052476

Company & Directors' Information:- M A STEELS PRIVATE LIMITED [Active] CIN = U27109KL2002PTC015691

Company & Directors' Information:- E AND C PROJECTS PRIVATE LIMITED [Active] CIN = U29150DL2002PTC115297

Company & Directors' Information:- M D STEELS PRIVATE LTD. [Active] CIN = U74899DL1987PTC029358

Company & Directors' Information:- D. I. STEELS PRIVATE LIMITED [Active] CIN = U27100MH2005PTC153442

Company & Directors' Information:- M G BROTHERS LIMITED [Active] CIN = U72900AP2000PLC033341

Company & Directors' Information:- A B M STEELS PRIVATE LIMITED [Active] CIN = U27101GJ1986PTC008391

Company & Directors' Information:- S S M BROTHERS LIMITED [Active] CIN = U17111TZ1964PLC000528

Company & Directors' Information:- T & S STEELS INDIA PRIVATE LIMITED [Strike Off] CIN = U27109KA2007PTC043617

Company & Directors' Information:- V R PROJECTS PRIVATE LIMITED [Strike Off] CIN = U45400AP2007PTC054901

Company & Directors' Information:- T G V STEELS LIMITED [Strike Off] CIN = U27100TG1996PLC023224

Company & Directors' Information:- S H PROJECTS PRIVATE LIMITED [Active] CIN = U74996DL2006PTC149971

Company & Directors' Information:- M. S. PROJECTS PRIVATE LIMITED [Active] CIN = U45400WB2009PTC131902

Company & Directors' Information:- J V PROJECTS PRIVATE LIMITED [Active] CIN = U74899DL1995PTC069037

Company & Directors' Information:- A TO Z STEELS PRIVATE LIMITED [Active] CIN = U74899DL1988PTC030735

Company & Directors' Information:- B N PROJECTS PRIVATE LIMITED [Active] CIN = U45201GJ2009PTC058067

Company & Directors' Information:- S K STEELS PVT LTD [Active] CIN = U27109WB1971PTC027999

Company & Directors' Information:- R K PROJECTS PRIVATE LIMITED [Active] CIN = U74899DL1990PTC043660

Company & Directors' Information:- B. K. STEELS PVT. LTD. [Active] CIN = U27109WB1995PTC068343

Company & Directors' Information:- A B PROJECTS PRIVATE LIMITED [Active] CIN = U45200MH2004PTC149404

Company & Directors' Information:- S M STEELS INDIA PRIVATE LIMITED [Active] CIN = U74899DL1974PTC007190

Company & Directors' Information:- I R C STEELS LTD [Active] CIN = U45208WB1966PLC024114

Company & Directors' Information:- G K M STEELS PRIVATE LIMITED [Active] CIN = U27105DL2012PTC246243

Company & Directors' Information:- R B STEELS PRIVATE LIMITED [Active] CIN = U27106AS1994PTC004200

Company & Directors' Information:- A K PROJECTS PRIVATE LIMITED [Strike Off] CIN = U45201TG1996PTC023179

Company & Directors' Information:- S. A. STEELS PVT LTD [Strike Off] CIN = U27106PB1985PTC006227

Company & Directors' Information:- A H STEELS PRIVATE LIMITED [Active] CIN = U74899DL1995PTC073017

Company & Directors' Information:- J K L STEELS PVT LTD [Active] CIN = U27104DL1997PTC088424

Company & Directors' Information:- E D STEELS PVT LTD [Active] CIN = U27310MH1975PTC018180

Company & Directors' Information:- P AND B STEELS INDIA LIMITED [Active] CIN = U27106KL1995PLC008742

Company & Directors' Information:- V K STEELS PVT LTD [Strike Off] CIN = U27310HP1987PTC007712

Company & Directors' Information:- N E STEELS PRIVATE LIMITED [Strike Off] CIN = U27104WB2002PTC116973

Company & Directors' Information:- U R STEELS PRIVATE LIMITED [Strike Off] CIN = U27100TG2008PTC060899

Company & Directors' Information:- M B BROTHERS PRIVATE LIMITED [Strike Off] CIN = U99999MH1953PTC009016

Company & Directors' Information:- H S STEELS PRIVATE LIMITED [Active] CIN = U27109PB1995PTC016111

Company & Directors' Information:- J AND H PROJECTS PRIVATE LIMITED [Active] CIN = U45200GJ2013PTC074010

Company & Directors' Information:- G S STEELS PRIVATE LIMITED [Active] CIN = U74899DL1988PTC030339

Company & Directors' Information:- A R BROTHERS PRIVATE LIMITED [Active] CIN = U74899DL1981PTC012174

Company & Directors' Information:- P M P STEELS PRIVATE LIMITED [Strike Off] CIN = U27109TZ1990PTC002882

Company & Directors' Information:- N S PROJECTS PRIVATE LIMITED [Active] CIN = U70101WB2007PTC117882

Company & Directors' Information:- H S PROJECTS PRIVATE LIMITED [Active] CIN = U45208DL2006PTC153706

Company & Directors' Information:- N M PROJECTS PRIVATE LIMITED [Active] CIN = U29219DL2009PTC186728

Company & Directors' Information:- P N BROTHERS (INDIA) PRIVATE LIMITED [Converted to LLP] CIN = U70109DL1997PTC087147

Company & Directors' Information:- W S STEELS PRIVATE LIMITED [Strike Off] CIN = U27106PB1982PTC005084

Company & Directors' Information:- K M S STEELS PRIVATE LIMITED [Strike Off] CIN = U27310TZ1997PTC008161

Company & Directors' Information:- B S C PROJECTS PRIVATE LIMITED [Active] CIN = U45200DL2011PTC227768

Company & Directors' Information:- J K PROJECTS PRIVATE LIMITED [Active] CIN = U45203GJ2001PTC039576

Company & Directors' Information:- S T STEELS PVT LTD [Active] CIN = U27106PB1990PTC010915

Company & Directors' Information:- F C C PROJECTS PRIVATE LIMITED [Active] CIN = U29248UP1982PTC005786

Company & Directors' Information:- K L STEELS PRIVATE LIMITED [Active] CIN = U74899DL1984PTC038783

Company & Directors' Information:- S S A P STEELS PRIVATE LIMITED [Active] CIN = U27106DL1999PTC101645

Company & Directors' Information:- S N PROJECTS LIMITED [Active] CIN = U85110KA1996PLC021040

Company & Directors' Information:- B. D. PROJECTS PRIVATE LIMITED [Amalgamated] CIN = U45400WB2010PTC147620

Company & Directors' Information:- C & I PROJECTS PRIVATE LIMITED [Active] CIN = U29100DL2010PTC209136

Company & Directors' Information:- C B PROJECTS PRIVATE LIMITED [Active] CIN = U70109WB1997PTC085237

Company & Directors' Information:- G G PROJECTS PRIVATE LIMITED [Active] CIN = U45201DL1998PTC091501

Company & Directors' Information:- M F STEELS PVT. LTD [Active] CIN = U74899DL1971PTC005517

Company & Directors' Information:- G AND M BROTHERS PRIVATE LIMITED [Active] CIN = U31909RJ1993PTC007856

Company & Directors' Information:- R G STEELS PVT LTD [Active] CIN = U27109WB1987PTC042824

Company & Directors' Information:- C N STEELS PVT LTD [Strike Off] CIN = U27100GJ1994PTC022570

Company & Directors' Information:- M. L. PROJECTS PRIVATE LIMITED [Active] CIN = U45400WB2010PTC151513

Company & Directors' Information:- R N D PROJECTS PRIVATE LIMITED [Active] CIN = U70102DL1996PTC080051

Company & Directors' Information:- A J BROTHERS LTD. [Not available for efiling] CIN = L51909WB1980PLC032509

Company & Directors' Information:- S B STEELS PRIVATE LIMITED [Active] CIN = U74899DL1984PTC017414

Company & Directors' Information:- V I A STEELS PRIVATE LIMITED [Strike Off] CIN = U27109UP1993PTC015933

Company & Directors' Information:- G S P PROJECTS PRIVATE LIMITED [Active] CIN = U45201WB1992PTC057116

Company & Directors' Information:- K K STEELS INDIA PVT LTD [Active] CIN = U27109PB1990PTC010714

Company & Directors' Information:- K P S PROJECTS PRIVATE LIMITED [Active] CIN = U70102TG2005PTC046280

Company & Directors' Information:- D R J STEELS PRIVATE LIMITED [Active] CIN = U27310PB2007PTC031003

Company & Directors' Information:- E AND V PROJECTS PRIVATE LIMITED [Strike Off] CIN = U70102TG2004PTC042622

Company & Directors' Information:- T M R PROJECTS PRIVATE LIMITED [Active] CIN = U45400DL2010ULT211007

Company & Directors' Information:- S R R STEELS PRIVATE LIMITED [Strike Off] CIN = U27105KL1998PTC012156

Company & Directors' Information:- P A PROJECTS PRIVATE LIMITED [Active] CIN = U45208WB1997PTC083907

Company & Directors' Information:- M. G. STEELS LIMITED [Active] CIN = U74999DL1986PLC025140

Company & Directors' Information:- A B N STEELS PRIVATE LIMITED [Strike Off] CIN = U27106OR1996PTC004473

Company & Directors' Information:- N G BROTHERS PRIVATE LIMITED [Active] CIN = U51909WB2007PTC118936

Company & Directors' Information:- A Y STEELS PRIVATE LIMITED [Active] CIN = U74120UP2014PTC066079

Company & Directors' Information:- N K D PROJECTS PRIVATE LIMITED [Active] CIN = U45400WB2008PTC128819

Company & Directors' Information:- A I PROJECTS PRIVATE LIMITED [Strike Off] CIN = U45203WB2000PTC091229

Company & Directors' Information:- P N PROJECTS PRIVATE LIMITED [Active] CIN = U45202DL2016PTC289494

Company & Directors' Information:- I D STEELS PRIVATE LIMITED [Active] CIN = U74899DL2000PTC109048

Company & Directors' Information:- V R STEELS PRIVATE LIMITED [Strike Off] CIN = U74899DL1981PTC011447

Company & Directors' Information:- K K PROJECTS PVT LTD [Strike Off] CIN = U70200WB1995PTC073058

Company & Directors' Information:- S L PROJECTS PRIVATE LIMITED [Active] CIN = U45400AN2009PTC000109

Company & Directors' Information:- S P BROTHERS PVT LTD [Active] CIN = U51909WB1988PTC043921

Company & Directors' Information:- R D STEELS LIMITED [Active] CIN = U27106PB1999PLC022934

Company & Directors' Information:- P S G STEELS PRIVATE LIMITED [Active] CIN = U27109HR1984PTC018249

Company & Directors' Information:- N D STEELS LTD [Strike Off] CIN = U28111WB1989PLC047025

Company & Directors' Information:- K J STEELS PVT LTD [Strike Off] CIN = U27310GJ1981PTC004392

Company & Directors' Information:- V L STEELS PRIVATE LIMITED [Strike Off] CIN = U27107WB2004PTC100815

Company & Directors' Information:- R K STEELS PRIVATE LIMITED [Strike Off] CIN = U74899DL1985PTC020523

Company & Directors' Information:- V K M PROJECTS PRIVATE LIMITED [Active] CIN = U45400UP2011PTC045725

Company & Directors' Information:- A V BROTHERS PRIVATE LIMITED [Active] CIN = U28111DL1997PTC089927

Company & Directors' Information:- K P PROJECTS PVT LTD [Active] CIN = U70101WB1996PTC077397

Company & Directors' Information:- N D B K PROJECTS (INDIA) PRIVATE LIMITED [Active] CIN = U27100PB2012PTC036987

Company & Directors' Information:- N P R PROJECTS INDIA PRIVATE LIMITED [Strike Off] CIN = U45400TN2012PTC086360

Company & Directors' Information:- I N C PROJECTS PRIVATE LIMITED [Active] CIN = U70109WB2005PTC101620

Company & Directors' Information:- J. S. PROJECTS PRIVATE LIMITED [Active] CIN = U45400WB2009PTC136510

Company & Directors' Information:- S F STEELS PVT LTD [Active] CIN = U51900WB2006PTC107234

Company & Directors' Information:- BROTHERS INDIA PRIVATE LIMITED [Active] CIN = U45201JH2016PTC003665

Company & Directors' Information:- D J PROJECTS PRIVATE LIMITED [Active] CIN = U15201DL2005PTC134979

Company & Directors' Information:- E R S STEELS PVT LTD [Strike Off] CIN = U27104KL1994PTC008341

Company & Directors' Information:- K K K STEELS PRIVATE LIMITED [Strike Off] CIN = U27106PB1998PTC020961

Company & Directors' Information:- K. N. STEELS PRIVATE LIMITED [Strike Off] CIN = U27107WB2007PTC117868

Company & Directors' Information:- T AND M PROJECTS PRIVATE LIMITED [Strike Off] CIN = U45201KA2008PTC045199

Company & Directors' Information:- A AND A STEELS PVT LIMITED [Strike Off] CIN = U27104CH1993PTC012992

Company & Directors' Information:- M G INDIA STEELS PRIVATE LIMITED [Strike Off] CIN = U27104TN2005PTC056331

Company & Directors' Information:- A C G PROJECTS PRIVATE LIMITED [Active] CIN = U45201UP1999PTC024162

Company & Directors' Information:- N E PROJECTS LTD [Strike Off] CIN = U16009AS1999PLC005873

Company & Directors' Information:- D R PROJECTS PRIVATE LIMITED [Active] CIN = U74899DL2001PTC109612

Company & Directors' Information:- I J PROJECTS PRIVATE LIMITED [Strike Off] CIN = U70102KA2009PTC049320

Company & Directors' Information:- G C N PROJECTS PRIVATE LIMITED [Active] CIN = U45200KA2011PTC061371

Company & Directors' Information:- N. J. STEELS PRIVATE LIMITED [Amalgamated] CIN = U27108DL1996PTC077190

Company & Directors' Information:- L N PROJECTS PRIVATE LIMITED [Strike Off] CIN = U45200TG2004PTC043064

Company & Directors' Information:- P. S. PROJECTS PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U70109WB2011PTC170655

Company & Directors' Information:- K BROTHERS PVT LTD [Under Liquidation] CIN = U51900WB1945PTC012198

Company & Directors' Information:- B M STEELS PRIVATE LIMITED [Active] CIN = U51102TN1976PTC007165

Company & Directors' Information:- R T STEELS PVT LTD [Active] CIN = U27109TG1982PTC003556

Company & Directors' Information:- A R N PROJECTS PRIVATE LIMITED [Strike Off] CIN = U45202MH2010PTC199122

Company & Directors' Information:- L. R. STEELS PRIVATE LIMITED [Strike Off] CIN = U27106UP2002PTC026946

Company & Directors' Information:- S P PROJECTS (INDIA) PRIVATE LIMITED [Active] CIN = U45400DL2010PTC203910

Company & Directors' Information:- R. S. A. STEELS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U51392DL2011PTC213878

Company & Directors' Information:- J R PROJECTS PRIVATE LIMITED [Strike Off] CIN = U70109HR2012PTC045119

Company & Directors' Information:- K S R STEELS PRIVATE LIMITED [Strike Off] CIN = U99999DL1992PTC049052

Company & Directors' Information:- S R STEELS PVT LTD [Strike Off] CIN = U27104PB1983PTC005586

Company & Directors' Information:- G. P. AND BROTHERS PRIVATE LIMITED [Strike Off] CIN = U45101UP1995PTC018363

Company & Directors' Information:- M B STEELS PRIVATE LIMITED [Strike Off] CIN = U99999MH1975PTC018595

Company & Directors' Information:- M R STEELS PVT LTD [Active] CIN = U27108MH1980PTC022743

Company & Directors' Information:- A J PROJECTS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U45201MH2006PTC164622

Company & Directors' Information:- N I STEELS PRIVATE LIMITED [Strike Off] CIN = U27209UP1978PTC004654

Company & Directors' Information:- J M PROJECTS PRIVATE LIMITED [Active] CIN = U45200MP2007PTC019336

Company & Directors' Information:- V S BROTHERS AND CO PVT LTD [Strike Off] CIN = U99999MH1932PTC001845

Company & Directors' Information:- K. S. R. BROTHERS PRIVATE LIMITED [Active] CIN = U74999DL2016PTC308898

Company & Directors' Information:- J M M D STEELS PRIVATE LIMITED [Active] CIN = U74899DL1989PTC035398

Company & Directors' Information:- L S S PROJECTS PRIVATE LIMITED [Active] CIN = U45400UP2013PTC059508

Company & Directors' Information:- D H BROTHERS PRIVATE LIMITED [Active] CIN = U65993UP1930PTC000414

Company & Directors' Information:- G I T T PROJECTS PRIVATE LIMITED [Strike Off] CIN = U45201TG2006PTC051193

Company & Directors' Information:- B C S STEELS PRIVATE LIMITED [Strike Off] CIN = U27100PB2005PTC027831

Company & Directors' Information:- K. A. STEELS PRIVATE LIMITED [Active] CIN = U27100PB2011PTC034822

Company & Directors' Information:- B K STEELS PRIVATE LIMITED [Strike Off] CIN = U27109PB1985PTC006128

Company & Directors' Information:- Z & I PROJECTS PRIVATE LIMITED [Strike Off] CIN = U45309TN2007PTC064972

Company & Directors' Information:- B. G. PROJECTS PRIVATE LIMITED [Active] CIN = U45400MH2012PTC231270

Company & Directors' Information:- P S R PROJECTS INDIA PRIVATE LIMITED [Active] CIN = U45400TG2015PTC101191

Company & Directors' Information:- E & E PROJECTS PRIVATE LIMITED [Active] CIN = U45400UP2015PTC075033

Company & Directors' Information:- B B R PROJECTS PRIVATE LIMITED [Active] CIN = U45200TG2005PTC045165

Company & Directors' Information:- M V R PROJECTS PRIVATE LIMITED [Active] CIN = U45200TG2005PTC045166

Company & Directors' Information:- L V S PROJECTS PRIVATE LIMITED [Under Process of Striking Off] CIN = U45200TG2010PTC068286

Company & Directors' Information:- R N V PROJECTS PRIVATE LIMITED [Active] CIN = U70102UP2011PTC044240

Company & Directors' Information:- K L PROJECTS PRIVATE LIMITED [Active] CIN = U27104DL2003PTC119655

Company & Directors' Information:- A P R STEELS PRIVATE LIMITED [Strike Off] CIN = U27109DL2000PTC104579

Company & Directors' Information:- H A S STEELS PRIVATE LIMITED [Active] CIN = U27109DL2004PTC125908

Company & Directors' Information:- D N S STEELS PRIVATE LIMITED [Active] CIN = U28991DL2013PTC259964

Company & Directors' Information:- K S M PROJECTS PRIVATE LIMITED [Active] CIN = U45400DL2009PTC194824

Company & Directors' Information:- 3 G PROJECTS PRIVATE LIMITED [Strike Off] CIN = U45400DL2015PTC276736

Company & Directors' Information:- I S R PROJECTS PRIVATE LIMITED [Active] CIN = U74140DL2005PTC138210

Company & Directors' Information:- L V PROJECTS PRIVATE LIMITED [Active] CIN = U74140DL2014PTC272838

Company & Directors' Information:- M K PROJECTS PRIVATE LIMITED [Strike Off] CIN = U45201DL2002PTC117787

Company & Directors' Information:- B V M PROJECTS PRIVATE LIMITED [Active] CIN = U45201DL2004PTC131352

Company & Directors' Information:- K. J. S. PROJECTS PRIVATE LIMITED [Active] CIN = U70109DL2006PTC152898

Company & Directors' Information:- C AND T PROJECTS PRIVATE LIMITED [Strike Off] CIN = U74140GJ2009PTC057480

Company & Directors' Information:- A AND B PROJECTS PRIVATE LIMITED [Active] CIN = U45201GJ2007PTC051077

Company & Directors' Information:- B M BROTHERS PVT LTD [Strike Off] CIN = U24231WB1950PTC019147

Company & Directors' Information:- A Z STEELS PVT LTD [Strike Off] CIN = U72100NL1993PTC003884

Company & Directors' Information:- A N STEELS PVT LTD [Strike Off] CIN = U72100AS1993PTC003848

Company & Directors' Information:- A. R. PROJECTS PRIVATE LIMITED [Strike Off] CIN = U40200DL2007PTC161559

Company & Directors' Information:- R N V S BROTHERS PVT LTD [Strike Off] CIN = U45202CH1972PTC003198

    General Application No. 2035 of 2017, 1956 of 2017, Civil Suit No. 93 of 2017

    Decided On, 28 November 2018

    At, High Court of Judicature at Calcutta

    By, THE HONOURABLE MR. JUSTICE SOUMEN SEN

    For the Appearing Parties: Suman Dutta, R. Dutta, Jishnu Saha, Praveen Kapoor, Sarbari Datta, Advocates.



Judgment Text

The application for summary judgment and the application for leave to defend are taken up together and disposed of by this common order.

2. The plaintiff has filed a suit under order 37 of the Code of Civil Procedure for recovery of a sum of Rs.47,17,103/- on the basis of a dishonoured cheque for Rs.45,13,974/- purported to have been issued by the defendant in favour of the plaintiff towards the balance price of the goods sold and delivered by the defendant to the plaintiff. After filing of the suit the plaintiff has taken out an application in GA No.1956 of 2017 for a summary decree for the aforesaid sum. Upon service of summons the defendant had taken out an application being GA No.2035 of 2017 for leave to defend.

3. Both the applications are taken up for consideration.

4. The plaintiff has stated that from time to time the plaintiff had sold supplied and delivered to the defendants Iron and Steel goods e.g. M.S. Sheets/plates, steel rods etc. and the defendant used to make part payments from time to time against the invoices raised by the plaintiff upon the defendant in respect of such goods. The parties maintained running and continuous account. Upon settlement of accounts, the accounts stated as on 31st March, 2015 would show a sum of Rs.57,53,585/- as due and payable by the defendant to the plaintiff. The said account for the year ending 31st March, 2015 has been settled between the parties and the balance carried forward to the next financial year. Between 26th November, 2015 and 28th December, 2015 the plaintiff sold and delivered further goods to the defendant from time to time and the defendant had made part payment to the plaintiff from time to time. After adjustment of accounts a sum of Rs. 45,13,974/- has remained due and payable by the defendant to the plaintiff as on 31st March, 2016. The defendant has acknowledged and confirmed its liability to pay the aforesaid sum by signing the confirmation of accounts dated 1st April, 2016 for a period from 1st April, 2015 to 31st March 2016. The plaintiff has relied upon confirmation of accounts alleged to have been signed by the defendant on 31st March 2016 acknowledging the aforesaid sum. The plaintiff alleged that in acknowledgement of its dues the defendant had issued a cheque being No.000672 dated 3rd January, 2017 drawn upon Standard Chartered Bank, 19, N.S. Road, Kolkata - 700001 in favour of the plaintiff for the aforesaid sum. The said cheque however, was dishonoured on presentation and returned to the plaintiff by its bank, Kotak Mahindra Bank with the remarks "Account closed". After dishonour of the cheque the plaintiff has demanded payment of its dues by a legal notice dated 2nd February, 2017. In spite of service of such notice the defendant did not pay the aforesaid sum. The defendant however, by a letter dated 9th February, 2017 raised false and frivolous allegations with a view to delay payment of debts.

5. The defendant in the application for leave to defend has alleged that the entire claim of the plaintiff is based on disputed facts which cannot be decided in a summary manner. The suit is barred by limitation. The defendant has made payments to the plaintiff by way of cheques/RTGS/NEFT which needs to be adjusted. The defendant in paragraph nine of the application for leave to defend has disclosed various payments made by the defendant to the plaintiff and has stated that such payments are required to be set off against the amount claimed by the plaintiff. The defendant further alleged that the defendant is having a factory/manufacturing unit at Baidyabati, Hooghly, and office at 167-A, Vivekananda Road, Kolkata and for the purpose of proper business transaction with different parties, the defendant company used to keep signed blank cheques in the office of the defendant. The plaintiff used to visit the office of the defendant in connection with the said business transaction and had easy access to the office premises of the defendant. In the month of August, 2016 it was detected that two signed blank cheque books bearing cheque numbers 000651 to 000700 and 000701 and 000750, which were issued in the name of B.P. Projects Pvt. Ltd. having current Account no.331-0-514216-8 with Standard Chartered Bank, 19, N.S. Road, Kolkata - 700 001 were missing from the office of the defendant at premises no.167A, Vivekananda Road, Kolkata - 700 006. Accordingly, the Authorized Signatory of the defendant company on 6th August, 2016 lodged a complaint with the Burtolla Police Station. Subsequently, the defendant company by a letter dated 22nd August, 2016 informed the Standard Chartered Bank about the loss of two signed blank cheque books bearing the aforesaid cheque numbers. However, to the utter surprise of the defendant a legal notice dated 2nd February, 2017 issued under Section 138 read with Section 141 of the Negotiable Instruments Act, 1881 was received by the defendant where the demand for payment of a sum of Rs.45,13,974 /- was made on the plea that a cheque for the said sum issued by the defendant was dishonoured on presentation. The defendant has stated that the cheque no.000672 is one of the missing cheques which were lost and/or missing in the month of August 6, 2016. The said purported notice dated 2nd February, 2017 was duly replied in which the defendant has disputed the claim of the plaintiff. In the said application the defendant has categorically stated that the defendant had never issued any cheque in favour of the plaintiff and is not at all liable to pay any amount to the plaintiff. The suit has been filed on the basis of a stolen cheque as well as on certain documents which were never signed by the authorized signatories of the defendant. The defendant also refers to a complaint lodged with the Officer-inCharge of the Burtolla Police Station on 7th April, 2017 regarding the misuse of stolen cheque by the plaintiff. The defendant has also referred to a petition of complaint being case no.23491 of 2017 filed by the defendant in the Court of the Learned Additional Chief Metropolitan Magistrate - I, Calcutta against the plaintiff alleging offences under Section 420/380/467/471/120B of the Code of Indian Penal Code and the order passed by the Metropolitan Magistrate in the said application on 7th July, 2017.

6. Mr. Sumon Dutt, learned Counsel representing the plaintiff has submitted that the defendant has been dealing with the plaintiff for a long time. During the financial year from 1st April 2013 to 31st March, 2014 the plaintiff sold and delivered goods of the value of Rs.75,17,551/- and the defendant on several dates paid a total sum of Rs.21,29,535/- in part payment of the dues of the plaintiff. After giving credit to the defendant for the said part payments a sum of Rs.53,88,016/- remained due and payable by the defendant to the plaintiff as on 31st March, 2014. In acknowledgement of its liability for the said amount the defendant signed the Ledger Account for the period from 1st April 2013 to 31st March 2014 maintained by the plaintiff. During the next financial year from 1st April 2014 to 31st March 2015 there were further dealings and transactions between the plaintiff and the defendant. After debiting the account of the defendant for the goods sold and delivered and crediting the said account with part payments made by the defendant from time to time a sum of Rs.57,53,585/- remained due and payable by the defendant to the plaintiff as on 31st March 2015. The defendant acknowledged and confirmed its liability for the said amount by signing the Confirmation of Accounts for the period from 1st April, 2014 to 31st March 2015. Between 26th November 2015 and 28th December 2015 the plaintiff sold and delivered further goods to the defendant from time to time and the defendant made various part payments to plaintiff from time to time. Upon debiting the account of the defendant for goods sold and delivered and giving credit to the defendant for part payments made from time to time, a sum of Rs.45,13,974/- remained due and payable by the defendant to the plaintiff as on 31st March 2016. The defendant acknowledged and confirmed its liability to pay the said amount to the plaintiff by signing a copy confirmation of Accounts for the period from 1st April 2015 to 31st March 2016. It is evident that the defendant has been given credit for all part payments made in the financial years from 1st April 2013 onwards upon 8th February, 2016. To secure the dues of inter alia the plaintiff, the defendant by its Board Resolution dated 15th September, 2014 had decided to enter into an agreement for negative covenant with regard 30 beghas forming part of its property at Holding no. 174/A, N.T. Road, Baidyabati, District Hooghly - 712222. In terms of the said Board Resolution, the defendant entered into Memorandum of Agreement dated 15th September 2014 with the plaintiff containing the said negative covenant.

7. Mr. Dutt has referred to the Ledger Account and confirmation of accounts dated 1st April 2015 issued by the defendant to the plaintiff showing a closing balance of Rs 57,53,585/- as also subsequent confirmation of accounts dated 1st April 2016, to establish that after 1st April, 2015 further supplies were made for which the defendant had also made part payments. It is submitted that the confirmation of accounts dated 1st April, 2016 would show that after adjustment of the payments received after April, 2015 closing balance as on 31st March, 2016 is Rs.45,13,974/-. Mr. Dutt submits that it is inconceivable that a prudent business man would keep two blank cheque books duly signed by the defendant unattended and would not even take care of such unsigned cheque books since 2013 as it is alleged by the defendant that the account with the Standard Chartered Bank is inoperative since 2012. Mr. Dutt wonders as to what prompted the defendant to keep such signed cheque books for all these years when according to the defendant the said account was closed in 2012. Mr. Dutt submits that the plaintiff has not denied the transaction and in fact has prayed for set off against the claim of the plaintiff which clearly shows that the defendant has acknowledged the transaction and its liabilities. Mr. Dutt submits that the defendant has failed to explain the reason for issuance of the cheque. Moreover, the defendant has not denied its signature on the cheque. Mr. Dutt submits that taking into consideration that the two several confirmation of accounts as well as the issuance of the cheque for the amounts mentioned in the said cheque, there is no issue that calls for trial. Mr. Dutt accordingly, has prayed for a summary judgment for a sum of Rs.45,13,974/- together with interest.

8. Mr. Jishnu Saha, the learned Senior Counsel representing the defendant has submitted that the defendant had disclosed payments made to the plaintiff for the goods supplied and presently there is no amount due and payable by the defendant to the plaintiff. Mr. Saha submits that much prior to the issuance of notice under Section 138 of the Negotiable Instruments Act, 1981, the defendant had lodged a complaint with the local police station on 6th August, 2016 and thereafter informed the branch Manager of Standard Chartered Bank on 22nd August, 2016 regarding the lost Cheque Books and requested the bank to stop payment of cheques in account no.331-0-514216-8.

9. Mr. Saha submits that although the plaintiff has alleged that a sum of Rs.45,13,974/- is due and payable as on 31st March, 2016 but curiously no demand was made until the said notice was issued. It is submitted that there is no letter of demand for the said sum prior to the aforesaid notice. The defendant has clearly contended that the plaintiff somehow managed to procure the signed cheque in question and misused the same by filling up the said cheque with the sum of Rs.45,13,974/-. It is submitted that the plaintiff has not disclosed the invoices by which goods worth Rs.45,13,974/- were alleged to have been delivered to the defendant. In absence of any invoice showing delivery of goods to the defendant for the aforesaid sum coupled with the fact that the dishonoured cheque was procured illegally and misused to create a liability the defendant should be allowed to defend the suit.

10. Mr. Saha in this regard has referred to a decision of the Hon'ble Supreme Court in State Bank of Hyderabad vs. Rabo Bank reported at, (2015) 10 SCC 521 and submits that in the said decision the Hon'ble Supreme Court has approved the conditions required to be taken into consideration in deciding the application for leave to defend.

11. The claim in the suit is on the basis of the dishonoured cheque.

12. The nature of the disputes between the parties has been summarized above. There are two versions of the transactions and at this stage it needs to be seen on the basis of the quality of the defence as to whether the defendant is at all entitled to leave to defend and if so, conditionally or unconditionally.

13. The courts have so long until recently applied the tests laid down in Mechelec Engineers & Manufacturers vs. Basic Equipment Corporation reported at, (1976) 4 SCC 687 however in IDBI Trusteeship Services Ltd. vs. Hubtown Ltd. reported at, (2017) 1 SCC 568, the Hon'ble Supreme Court after noticing the amendment of order 37 Rule 3 of the Code of Civil Procedure has held that the principle stated in paragraph 8 of Mechelec case would stand superceded and the binding decision of four Judges in Milkhiram (India) Pvt. Ltd. vs. Chamanlal Brothers reported at, (1965) AIR SC 1698 shall apply.

14. On consideration of the authorities on this point the following principles have been laid down in IDBI Trusteeship (supra) while considering whether to grant leave to defend in a summary suit:

(i) If the defendant satisfies the Court that he has a substantial defence, that is, a defence that is likely to succeed, the plaintiff is not entitled to leave to sign judgment, and the defendant is entitled to unconditional leave to defend the suit;

(ii) if the defendant raises triable issues indicating that he has a fair or reasonable defence, although not a positively good defence, the plaintiff is not entitled to sign judgment, and the defendant is ordinarily entitled to unconditional leave to defend;

(iii) The question whether the defence raises a triable issue or not has to be ascertained by the court from the pleadings before it and the affidavits of parties and it is not open to it to call for evidence at that stage.

(iv)even if the defendant raises triable issues, if a doubt is left with the trial judge about the defendant's good faith, or the genuineness of the triable issues, the trial judge may impose conditions both as to time or mode of trial, as well as payment into court or furnishing security. Care must be taken to see that the object of the provisions to assist expeditious disposal of commercial causes is not defeated. Care must also be taken to see that such triable issues are not shut out by unduly severe orders as to deposit or security;

(v) if the Defendant raises a defence which is plausible but improbable, the trial Judge may impose conditions as to time or mode of trial, as well as payment into court, or furnishing security. As such a defence does not raise triable issues, conditions as to deposit or security or both can extend to the entire principal sum together with such interest as the court feels the justice of the case requires.

(vi) if the Defendant has no substantial defence and/or raises no genuine triable issues, and the court finds such defence to be frivolous or vexatious, then leave to defend the suit shall be refused, and the plaintiff is entitled to judgment forthwith;

(vii) if any part of the amount claimed by the plaintiff is admitted by the defendant to be due from him, leave to defend the suit, (even if triable issues or a substantial defence is raised), shall not be granted unless the amount so admitted to be due is deposited by the defendant in court.

15. In State Bank of Hyderabad (supra) the Hon'ble Supreme Court followed the principles laid down in as early as in 1949 in Kiranmoyee vs. J. Chatterjee reported at,1949 AIR Calcutta 479 summary of which is indicated above. The principles that emerge from consideration of all the authorities appears to be that if the court is satisfied that the defendant has raised a triable issue or a reasonable defence, the defendant is entitled to unconditional leave to defend. If on consideration of the facts disclosed by the defendant in the application for unconditional leave to defend, the court forms an impression that although it does not disclose the defence so convincing but there is a little hope or chance of establishing such defence at the trial, leave may be granted on conditions. Only in the case where the defence set up is illusory or sham or practically moonshine the plaintiff is entitled to leave to sign judgment. In such a proceeding the interest of both the parties needs to be looked into and it needs to be seen whether the defendant raises a real issue and not a sham one. The court may not reject the defence on the ground of implausibility or inconsistency if the Court is otherwise convinced that the defence disclosed may likely to succeed at the trial. The cautious approach of the court is because unlike a prolonged trial the suit is decided summarily on the basis of affidavit evidence. The instant case comes close to clauses (iv) and (v) of IDBI (supra) and an opportunity is given to the defendant to contest the suit on conditional. The reason for granting conditional leave to defend is on the premise that at the trial the defendant may be able to establish that the goods worth Rs.45,13,974/- were never supplied and accordingly the question of issuing any cheque for the said sum would not arise. However, the ledger accounts and the two confirmations of accounts one originating from the defendant and the other from the plaintiff cannot be brushed aside, altogether. This is followed by the cheque which is now disputed. It prima facie constitutes acknowledgment of liability. It is submitted on behalf of the defendant that it had never been a past practice to issue balance confirmations which may be a matter to be taken into consid

Please Login To View The Full Judgment!

eration at the trial. It is also to be seen that some of the payments disclosed by the defendant were made by cheques. A cheque duly signed by a party in favour of a payee raises a strong presumption of indebtedness. The signature of the defendant on the cheque is not denied. It is also unusual and implausible if not absurd that an entire cheque book duly signed by the defendant in blank is left uncared and unattended. The defendant has also not disclosed the date on which the said account with Standard Charted Bank was closed. Normally when an account is closed the unused cheque books are required to be surrendered. The defendant did not deny supply of goods between Novermber & December 2015. The defendant in fact had executed an agreement on 15th September, 2014 to secure the claim of the plaintiff. The said agreement records that the defendant used to get credit for seven months from the date of receipt of the goods. The said agreement has not been denied. 16. On such consideration the defendant is granted leave to defend upon furnishing cash security of Rs.23 lakhs within a period of three weeks from date with the Registrar High Court Original Side, in default, the plaintiff shall be entitled to sign judgment for Rs.45,13,974/- together with interest at the rate of 8% per annum from the date of filing of the suit until realisation. 17. In the event the cash security is furnished in terms of this order the defendant shall be permitted to file written statement on or before 31st January, 2018. 18. The Registrar, High Court Original Side shall invest the said amount Rs.23 lakhs in a suitable fixed deposit account in any nationalised bank yielding highest return and shall keep the said account renewed from time to time till the disposal of the suit. 19. Both the applications being G.A. No.2035 of 2017 and G.A. No.1956 of 2017 are disposed of accordingly. 20. Urgent Photostat certified copy of this judgment, if applied for, be given to the parties on usual undertaking.
O R