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GMA First India (P) Ltd. India v/s Genius Mind Consultancy SDN BHD & Others


Company & Directors' Information:- H S CONSULTANCY PVT LTD [Active] CIN = U74140WB1988PTC044368

Company & Directors' Information:- S M CONSULTANCY PVT LTD [Active] CIN = U74140WB1992PTC057293

Company & Directors' Information:- E TO E CONSULTANCY PRIVATE LIMITED [Active] CIN = U63030KA2008PTC048557

Company & Directors' Information:- R. A. CONSULTANCY PVT. LTD. [Under Process of Striking Off] CIN = U67120WB1994PTC066521

Company & Directors' Information:- THE INDIA COMPANY PRIVATE LIMITED [Active] CIN = U74999TN1919PTC000911

Company & Directors' Information:- V G CONSULTANCY PRIVATE LIMITED [Active] CIN = U74899DL1993PTC054746

Company & Directors' Information:- K .P. A. CONSULTANCY PRIVATE LIMITED [Active] CIN = U74140WB2010PTC142889

Company & Directors' Information:- T K M CONSULTANCY INDIA PRIVATE LIMITED [Strike Off] CIN = U74140KL1998PTC012694

Company & Directors' Information:- A & A CONSULTANCY PVT. LTD. [Active] CIN = U74140WB1986PTC040777

Company & Directors' Information:- Y K CONSULTANCY (INDIA) PRIVATE LIMITED [Active] CIN = U74140DL2003PTC121113

Company & Directors' Information:- L M J CONSULTANCY PRIVATE LIMITED [Active] CIN = U74140DL2010PTC208950

Company & Directors' Information:- INDIA CORPORATION PRIVATE LIMITED [Active] CIN = U65990MH1941PTC003461

Company & Directors' Information:- M U S INDIA CONSULTANCY LIMITED [Strike Off] CIN = U74900WB2013PLC191253

Company & Directors' Information:- GMA CONSULTANCY (INDIA) PRIVATE LIMITED [Active] CIN = U74140DL2013PTC249376

Company & Directors' Information:- R A D CONSULTANCY PRIVATE LIMITED [Active] CIN = U74140DL2011PTC224038

Company & Directors' Information:- Y. K. M. CONSULTANCY PRIVATE LIMITED [Active] CIN = U74900DL2013PTC254940

Company & Directors' Information:- J. P. CONSULTANCY PRIVATE LIMITED [Active] CIN = U51909GJ2002PTC040433

Company & Directors' Information:- P C CONSULTANCY PVT LTD [Active] CIN = U74210WB1991PTC053835

Company & Directors' Information:- J A CONSULTANCY PRIVATE LIMITED [Under Process of Striking Off] CIN = U93090MH2008PTC188284

Company & Directors' Information:- S K A CONSULTANCY PRIVATE LIMITED [Active] CIN = U74999UP2020PTC136502

Company & Directors' Information:- D M M CONSULTANCY PRIVATE LIMITED [Active] CIN = U74140WB2010PTC151887

Company & Directors' Information:- C I S (INDIA) CONSULTANCY PRIVATE LIMITED [Strike Off] CIN = U74120BR2013PTC021019

Company & Directors' Information:- P S P CONSULTANCY PRIVATE LIMITED [Strike Off] CIN = U74900DL2011PTC222022

Company & Directors' Information:- N. K. CONSULTANCY PRIVATE LIMITED [Active] CIN = U74140HR2006PTC036471

Company & Directors' Information:- M E CONSULTANCY PRIVATE LIMITED [Strike Off] CIN = U74140KL2012PTC031172

Company & Directors' Information:- V F C CONSULTANCY PRIVATE LIMITED [Active] CIN = U74140RJ2015PTC048025

Company & Directors' Information:- E & C CONSULTANCY PRIVATE LIMITED [Strike Off] CIN = U74140TN2007PTC062260

Company & Directors' Information:- L & R CONSULTANCY PRIVATE LIMITED [Active] CIN = U74140TN2009PTC072839

Company & Directors' Information:- GENIUS INDIA PRIVATE LIMITED [Strike Off] CIN = U93000PN2013PTC147253

Company & Directors' Information:- M F S CONSULTANCY PRIVATE LIMITED [Active] CIN = U74140MH2008PTC177948

Company & Directors' Information:- H H S CONSULTANCY PRIVATE LIMITED [Active] CIN = U74120MH2013PTC250345

Company & Directors' Information:- M & W CONSULTANCY PRIVATE LIMITED [Strike Off] CIN = U74910TN2004PTC053384

Company & Directors' Information:- M P CONSULTANCY PVT LTD [Strike Off] CIN = U74120WB1996PTC081085

Company & Directors' Information:- J. L. CONSULTANCY PVT LTD [Active] CIN = U74140WB1985PTC039818

Company & Directors' Information:- S E S CONSULTANCY PRIVATE LIMITED [Strike Off] CIN = U74999WB2011PTC170939

Company & Directors' Information:- M J M CONSULTANCY PRIVATE LIMITED [Strike Off] CIN = U74140DL2005PTC133200

Company & Directors' Information:- A C G CONSULTANCY PRIVATE LIMITED [Strike Off] CIN = U74140DL2005PTC140720

Company & Directors' Information:- H M S CONSULTANCY PRIVATE LIMITED [Active] CIN = U74140DL2010PTC201488

Company & Directors' Information:- D & G CONSULTANCY PRIVATE LIMITED [Strike Off] CIN = U65990DL2011PTC214142

Company & Directors' Information:- GMA FIRST INDIA PRIVATE LIMITED [Active] CIN = U74900DL2013PTC262875

Company & Directors' Information:- R H H H CONSULTANCY PRIVATE LIMITED [Strike Off] CIN = U74900AP2014PTC095348

Company & Directors' Information:- A & C CONSULTANCY PRIVATE LIMITED [Active] CIN = U74140KA2008PTC046754

Company & Directors' Information:- A P R CONSULTANCY PRIVATE LIMITED [Strike Off] CIN = U93000KA2014PTC073639

Company & Directors' Information:- D C D CONSULTANCY PRIVATE LIMITED [Active] CIN = U74999RJ2020PTC071399

Company & Directors' Information:- CONSULTANCY FIRST PRIVATE LIMITED [Active] CIN = U70109UP2021PTC142336

Company & Directors' Information:- V Z CONSULTANCY PRIVATE LIMITED [Strike Off] CIN = U74140MH2007PTC170875

Company & Directors' Information:- F T CONSULTANCY PRIVATE LIMITED [Strike Off] CIN = U74900CH2007PTC030854

Company & Directors' Information:- M AND M CONSULTANCY PVT LTD [Strike Off] CIN = U74140PB1985PTC006557

    CS(COMM). No. 297 of 2016, IA. Nos. 4214 to 4216 of 2018 (u/O IX R-7 CPC), (for condonation of 428 days delay in filing IA No.4214/2018), (for condonation of 62 days delay in re-filing IA No.4214/2018), 4448 of 2018 (u/O.VIII R.1 CPC)

    Decided On, 07 March 2018

    At, High Court of Delhi

    By, THE HONOURABLE MR. JUSTICE RAJIV SAHAI ENDLAW

    For the Plaintiff: Vaibhav Arora, Advocate. For the Defendants: D1 & D2, Deepak Agarwal, S. Santanam Swaminadhan, Kartik Malhotra, Advocates.



Judgment Text

1. On 22nd February, 2019, the following order was passed:-

“1. The plaintiff instituted the present suit (i) to restrain the defendants No.1&2 from publishing defamatory information relating to the plaintiff on their website and from entering into direct agreements or arrangements with defendant No.3 or any franchisee / sub-franchisee of the plaintiff; (ii) for declaration that the termination dated 27th November, 2015 by the defendants No.1&2 of the Franchise Agreement dated 1st April, 2015 was null and void; (iii) for recovery of damages in the sum of Rs.2 crores; and, (iv) for rendition of accounts.

2. The suit came up first before this Court on 1st April, 2016, when holding that the case of the plaintiff at best was that his Franchise Agreement had been illegally terminated by the defendants No.1&2; also finding that there was no defamatory material which was contained in the public notice issued by the defendants on their website; and, holding that the Franchise Agreement was not specifically enforceable, the suit insofar as for permanent injunction and for declaration of the termination as bad was dismissed at the threshold and summons of the suit issued only qua the relief claimed in the plaint of damages and rendition of accounts.

3. A number of applications filed by the defendant No.1 for setting aside of the order proceeding ex-parte against the defendant No.1 and for condonation of delay in filing written statement are pending consideration.

4. The counsel for the plaintiff, on enquiry as to the claim of the plaintiff for compensation and rendition of accounts in the suit, states that the defendant No.1 under the agreement with the plaintiff was not entitled to deal with any of the sub-franchisees of the plaintiff prior to the termination of the Franchise Agreement with the plaintiff but has dealt with the sub-franchisee of the plaintiff.

5. Even if that be so, I fail to see as to what could be the claim of the plaintiff for damages on that ground.

6. A perusal of the plaint shows the plaintiff to have pleaded absolutely no particulars of the damages, if any suffered by the plaintiff and for which only the claim in this suit survives. Rather, it is found from the pleadings that the plaintiff itself was suffering under the franchise agreement and was unable to answer queries of his customers about the scientific proof of the techniques, to impart which the defendants No.1&2 appointed the plaintiff as a franchisee. If the plaintiff was unable to earn under the franchise agreement, the question of it suffering any loss from termination thereof does not arise.

7. The counsel for the plaintiff, on enquiry explains that the defendants No.1&2 had appointed the plaintiff as their master franchisee to render mid-brain activation to the children between the ages 5 to 15 years by enclosing the said children in a room and subjecting them to certain sound waves and other activities.

8. Neither the counsel for the plaintiff nor the counsel for the defendants No.1&2 is able to explain the basis of the aforesaid.

9. The plaintiff, in the plaint has further pleaded that he had been paying and was ready and willing to pay the royalty agreed under the agreement.

10. It prima facie appears that the suit was primarily aimed at getting injunction against termination of the agreement and since to bring the suit within the pecuniary jurisdiction of this Court, the valuation thereof had to be above Rs.2 crores, in addition to permanent injunction, the claim for damages was also made, though without any pleading and basis.

11. A claim for damages has to be substantiated by particulars thereof and the plaint is completely bereft of any particulars or of the loss suffered. Reference in this regard can be made to Kailash Nath Associate vs. Delhi Development Authority (2015) 4 SCC 136 and Draupadi Devi vs. Union of India (2004) 11 SCC 425.

12. It is deemed appropriate to give an opportunity to the counsel for the plaintiff to prepare on the said aspects so that he makes his submissions, without wasting any time of the Court.

13. List on 7th March, 2019.”

2. Today, the counsel for the plaintiff states that defendant no.2 had given an undertaking dated 27th September, 2015 to the plaintiff, inter alia as under:-

“Solatium

In case I am unable to develop at-least 4 (SSR, SBT, SSA, MMA) courses with complete training manual (SOP) WITH 100% RESULT within next 2 months, I shall not claim any royalty and also compensate GMA First India Private Limited along with its Master Fanchisees REGION AND STATES AND CITIES with a consolidated amount of 20,000 US $ and further @ 5000 US $ per month till the courses are fully launched. It is made clear that all the parties have unanimously agreed that this is a mutual and curable defect, no dispute persists.”

3. It is argued that the defendant no.2 Dr. David Ting @ Ting Chin Siong is in breach of this undertaking and the plaintiff is entitled to recover thereunder from the defendant no.2.

4. However, the claim in the suit is admittedly not on the said basis and the counsel for the plaintiff is unable to show any claim having been made on the said basis.

5. On the contrary, as recorded in the order of 22nd February, 2019 reproduced above, the plaintiff was choosing to continue as a franchisee of the defendant no.1 and seeking restraint against defendant no.1 appointing any other franchisee and claiming damages, and which claim is contrary to the argument now raised of the plaintiff being entitled to recover under the undertaking.

6. The counsel for the plaintiff states that liberty be granted to the plaintiff to make the said claim against the defendants.

7. For the reasons stated in the order dated

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22nd February, 2019 and which have not been rebutted, the suit is dismissed, with liberty however to the plaintiff, to, in accordance with law, if entitled to file a fresh suit for claim under the undertaking aforesaid, institute the same. It is however made clear that all defences of the defendants shall remain open in the fresh suit, if any filed. 8. The suit is dismissed with costs of Rs.1,00,000/- to the defendants. 9. The counsel for the plaintiff states that he has sought liberty to file a fresh suit on the understanding that costs will not be imposed. 10. The costs are waived. 11. Decree sheet be prepared.
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