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Gammon Engineers & Contractors Private Limited v/s Lanco Teesta Hydro Power Limited & Others


Company & Directors' Information:- GAMMON INDIA LIMITED [Active] CIN = L74999MH1922PLC000997

Company & Directors' Information:- LANCO POWER LIMITED [Active] CIN = U40109TG2005PLC045214

Company & Directors' Information:- LANCO HYDRO POWER LIMITED [Active] CIN = U01111TG1996PLC023347

Company & Directors' Information:- LANCO TEESTA HYDRO POWER LIMITED [Active] CIN = U40109TG2000PLC034758

Company & Directors' Information:- ENGINEERS INDIA LIMITED [Active] CIN = L74899DL1965GOI004352

Company & Directors' Information:- S L S POWER CORPORATION LIMITED [Active] CIN = U40109AP2005PLC047008

Company & Directors' Information:- GAMMON POWER LIMITED [Active] CIN = U40108MH2008PLC186403

Company & Directors' Information:- M G CONTRACTORS PRIVATE LIMITED [Active] CIN = U70101DL1997PTC091013

Company & Directors' Information:- TEESTA HYDRO POWER PVT LTD [Active] CIN = U74991DL2006PTC148923

Company & Directors' Information:- A K ENGINEERS & CONTRACTORS PRIVATE LIMITED [Active] CIN = U45400JK2015PTC004554

Company & Directors' Information:- B S B K ENGINEERS PRIVATE LIMITED [Amalgamated] CIN = U74210DL1985PTC021596

Company & Directors' Information:- K K K HYDRO POWER LIMITED [Active] CIN = U40101HP1999PLC022799

Company & Directors' Information:- M AND COMPANY ENGINEERS AND CONTRACTORS PRIVATE LIMITED [Active] CIN = U45203JK2006PTC002642

Company & Directors' Information:- V R B HYDRO POWER PRIVATE LIMITED [Active] CIN = U40101DL2005PTC141125

Company & Directors' Information:- S M HYDRO POWER PRIVATE LIMITED [Active] CIN = U40103KA2007PTC043226

Company & Directors' Information:- M M ENGINEERS PRIVATE LIMITED [Active] CIN = U02919TZ1987PTC001936

Company & Directors' Information:- D S CONTRACTORS PRIVATE LIMITED [Active] CIN = U45201PB1995PTC017058

Company & Directors' Information:- D K D ENGINEERS PRIVATE LIMITED [Active] CIN = U18101TZ1993PTC004673

Company & Directors' Information:- N L ENGINEERS PRIVATE LIMITED [Active] CIN = U27109PB1997PTC020362

Company & Directors' Information:- S AND T ENGINEERS PRIVATE LIMITED [Active] CIN = U51103TZ2009PTC015456

Company & Directors' Information:- V A ENGINEERS PRIVATE LIMITED [Amalgamated] CIN = U29299MH1997PTC215888

Company & Directors' Information:- I & B ENGINEERS PRIVATE LIMITED [Active] CIN = U45309WB2008PTC124644

Company & Directors' Information:- AT AND T ENGINEERS PRIVATE LIMITED [Active] CIN = U45203DL2012PTC239940

Company & Directors' Information:- N K R ENGINEERS PRIVATE LIMITED [Active] CIN = U29293GJ2004PTC045176

Company & Directors' Information:- M R ENGINEERS AND CONTRACTORS PVT LTD [Strike Off] CIN = U74210KL1994PTC007693

Company & Directors' Information:- C C ENGINEERS PVT LTD [Active] CIN = U30009PN1991PTC063868

Company & Directors' Information:- M AND T ENGINEERS PRIVATE LIMITED [Active] CIN = U74899DL1989PTC036107

Company & Directors' Information:- J G ENGINEERS PVT LTD [Active] CIN = U45402WB1970PTC027713

Company & Directors' Information:- N M S POWER PRIVATE LIMITED [Active] CIN = U51109WB1999PTC089747

Company & Directors' Information:- P E ENGINEERS PVT LTD [Active] CIN = U74210TG1981PTC003247

Company & Directors' Information:- M S ENGINEERS INDIA PRIVATE LIMITED [Strike Off] CIN = U45200MH2006PTC159314

Company & Directors' Information:- D K POWER ENGINEERS PRIVATE LIMITED [Active] CIN = U74899DL1988PTC033377

Company & Directors' Information:- C K ENGINEERS INDIA PRIVATE LIMITED [Active] CIN = U74200CH1997PTC020744

Company & Directors' Information:- I T CONTRACTORS PRIVATE LIMITED [Active] CIN = U85110KA1999PTC024699

Company & Directors' Information:- U N F ENGINEERS INDIA PRIVATE LIMITED [Active] CIN = U31102AS2003PTC007198

Company & Directors' Information:- A V ENGINEERS PRIVATE LIMITED [Active] CIN = U29306CH2002PTC024874

Company & Directors' Information:- J AND K ENGINEERS PVT LTD [Converted to LLP and Dissolved] CIN = U29259GJ1982PTC005625

Company & Directors' Information:- S V G POWER PRIVATE LIMITED [Active] CIN = U40300AP2012PTC084435

Company & Directors' Information:- T & I ENGINEERS PRIVATE LIMITED [Active] CIN = U29252AS2000PTC006243

Company & Directors' Information:- H B ENGINEERS PRIVATE LIMITED [Active] CIN = U65910GJ1995PTC027208

Company & Directors' Information:- T & T ENGINEERS AND CONTRACTORS INDIA PRIVATE LIMITED [Active] CIN = U45200KA2006PTC040661

Company & Directors' Information:- B. K. ENGINEERS (INDIA) PRIVATE LIMITED [Active] CIN = U28112MH2011PTC214002

Company & Directors' Information:- K C K ENGINEERS INDIA PRIVATE LIMITED [Strike Off] CIN = U29299DL1993PTC056432

Company & Directors' Information:- K S CONTRACTORS PRIVATE LIMITED [Active] CIN = U74899DL1991PTC046445

Company & Directors' Information:- I I S C ENGINEERS PRIVATE LIMITED [Strike Off] CIN = U45201TN1986PTC013124

Company & Directors' Information:- J. S. W. ENGINEERS PRIVATE LIMITED [Active] CIN = U29120MH2010PTC288640

Company & Directors' Information:- K A ENGINEERS PRIVATE LIMITED [Active] CIN = U74999DL2003PTC119859

Company & Directors' Information:- K L R ENGINEERS PRIVATE LIMITED [Active] CIN = U74210TG1996PTC024040

Company & Directors' Information:- S D CONTRACTORS PRIVATE LIMITED [Active] CIN = U74899DL1994PTC063036

Company & Directors' Information:- J B C ENGINEERS PRIVATE LIMITED. [Active] CIN = U31300DL2004PTC125469

Company & Directors' Information:- T R ENGINEERS PRIVATE LIMITED [Active] CIN = U29111DL2004PTC126852

Company & Directors' Information:- D C ENGINEERS PRIVATE LIMITED [Active] CIN = U74210MH1999PTC118382

Company & Directors' Information:- M M CONTRACTORS PRIVATE LIMITED [Strike Off] CIN = U74899DL1996PTC033022

Company & Directors' Information:- E C ENGINEERS PVT LTD [Active] CIN = U28920MH1981PTC024675

Company & Directors' Information:- V M CONTRACTORS PRIVATE LIMITED [Active] CIN = U45201KA2010PTC052158

Company & Directors' Information:- B J & P ENGINEERS PRIVATE LIMITED [Active] CIN = U28910TN2008PTC067728

Company & Directors' Information:- K B ENGINEERS PVT LTD [Strike Off] CIN = U27202WB1987PTC041979

Company & Directors' Information:- N B S ENGINEERS (INDIA) PRIVATE LIMITED [Active] CIN = U74999DL1998PTC096033

Company & Directors' Information:- S M S HYDRO POWER LIMITED [Strike Off] CIN = U40101AS2003PLC007127

Company & Directors' Information:- N. C. R. ENGINEERS PRIVATE LIMITED [Active] CIN = U45400UP2008PTC034625

Company & Directors' Information:- V K G ENGINEERS PVT LTD [Strike Off] CIN = U45202PB2006PTC030194

Company & Directors' Information:- J C ENGINEERS PRIVATE LIMITED [Active] CIN = U29248HR1988PTC030208

Company & Directors' Information:- K C ENGINEERS LIMITED [Active] CIN = U74999HR2005PLC035602

Company & Directors' Information:- K C ENGINEERS PRIVATE LIMITED [Active] CIN = U74999HR2005PTC035602

Company & Directors' Information:- H H ENGINEERS PRIVATE LIMITED [Active] CIN = U27109PB1996PTC018479

Company & Directors' Information:- M K CONTRACTORS PRIVATE LIMITED [Active] CIN = U00310BR1992PTC005125

Company & Directors' Information:- C & L ENGINEERS (INDIA) PVT. LTD. [Strike Off] CIN = U29190DL1998PTC096952

Company & Directors' Information:- G AND M ENGINEERS PVT. LTD. [Strike Off] CIN = U74210MH1986PTC041517

Company & Directors' Information:- R R CONTRACTORS PVT LTD [Strike Off] CIN = U45203PB1987PTC007556

Company & Directors' Information:- H V ENGINEERS PVT LTD [Active] CIN = U45202PB1978PTC003839

Company & Directors' Information:- M K C ENGINEERS PVT LTD [Active] CIN = U30009WB1988PTC045711

Company & Directors' Information:- HYDRO INDIA PRIVATE LIMITED [Active] CIN = U29120MH1998PTC121434

Company & Directors' Information:- G R A ENGINEERS & CONTRACTORS PRIVATE LIMITED [Strike Off] CIN = U74120MH2011PTC220691

Company & Directors' Information:- I T ENGINEERS PRIVATE LIMITED [Active] CIN = U45201DL2005PTC136156

Company & Directors' Information:- E B P ENGINEERS PRIVATE LIMITED [Strike Off] CIN = U52392DL2003PTC118311

Company & Directors' Information:- L S ENGINEERS PRIVATE LIMITED [Active] CIN = U29120MH2000PTC129659

Company & Directors' Information:- H V ENGINEERS P LTD. [Active] CIN = U27106WB1990PTC050281

Company & Directors' Information:- S M R ENGINEERS PRIVATE LIMITED [Strike Off] CIN = U29199TZ2000PTC009464

Company & Directors' Information:- G M CONTRACTORS PRIVATE LIMITED [Active] CIN = U45201DL2005PTC132936

Company & Directors' Information:- H L E ENGINEERS PRIVATE LIMITED [Amalgamated] CIN = U29199GJ2004PTC044905

Company & Directors' Information:- M R S CONTRACTORS PRIVATE LIMITED [Active] CIN = U45201DL2005PTC142248

Company & Directors' Information:- J AND C CONTRACTORS PRIVATE LIMITED [Active] CIN = U45201DL2004PTC128996

Company & Directors' Information:- S M CONTRACTORS INDIA PRIVATE LIMITED [Active] CIN = U28112OR2000PTC006229

Company & Directors' Information:- V V S ENGINEERS PRIVATE LIMITED [Under Process of Striking Off] CIN = U27310AP1985PTC005668

Company & Directors' Information:- K P CONTRACTORS PRIVATE LIMITED [Active] CIN = U45200DL2008PTC181048

Company & Directors' Information:- A C F ENGINEERS PRIVATE LIMITED [Active] CIN = U15209MH1988PTC049094

Company & Directors' Information:- AT HYDRO PRIVATE LIMITED [Not available for efiling] CIN = U40108DL2002PTC114208

Company & Directors' Information:- V B ENGINEERS PRIVATE LIMITED [Active] CIN = U25209MH2009PTC191163

Company & Directors' Information:- D V ENGINEERS PRIVATE LIMITED [Strike Off] CIN = U74899DL1994PTC061013

Company & Directors' Information:- F L B ENGINEERS PRIVATE LIMITED [Active] CIN = U28932MH1985PTC035994

Company & Directors' Information:- S B R ENGINEER'S PRIVATE LIMITED [Strike Off] CIN = U45202WB2000PTC092506

Company & Directors' Information:- J. S. W. ENGINEERS PRIVATE LIMITED [Active] CIN = U29120PN2010PTC136515

Company & Directors' Information:- R K R ENGINEERS (INDIA) PRIVATE LIMITED [Active] CIN = U45206TN2013PTC092795

Company & Directors' Information:- B S CONTRACTORS PRIVATE LIMITED [Strike Off] CIN = U51395MH1997PTC110222

Company & Directors' Information:- B S N CONTRACTORS PRIVATE LIMITED [Active] CIN = U74120UP2010PTC039900

Company & Directors' Information:- S. K. B. HYDRO POWER PRIVATE LIMITED [Active] CIN = U40101HP2011PTC031558

Company & Directors' Information:- M V ENGINEERS AND CONTRACTORS PRIVATE LIMITED [Under Process of Striking Off] CIN = U45400HR2015PTC055923

Company & Directors' Information:- P J B ENGINEERS PRIVATE LIMITED [Active] CIN = U74210KA1999PTC024856

Company & Directors' Information:- A A & T ENGINEERS AND CONTRACTORS PRIVATE LIMITED [Active] CIN = U45309KL2020PTC062521

Company & Directors' Information:- H M S ENGINEERS PRIVATE LIMITED [Strike Off] CIN = U29219CH1991PTC011585

Company & Directors' Information:- B AND B CONTRACTORS PRIVATE LIMITED [Strike Off] CIN = U70200DL1999PTC099006

Company & Directors' Information:- HYDRO INDIA PRIVATE LIMITED [Strike Off] CIN = U93000DL1998PTC096850

Company & Directors' Information:- HYDRO ENGINEERS PVT LTD [Strike Off] CIN = U99999MH1942PTC003662

Company & Directors' Information:- J L ENGINEERS PRIVATE LIMITED [Strike Off] CIN = U28920MH2000PTC124206

Company & Directors' Information:- P M C ENGINEERS PVT LTD [Strike Off] CIN = U74210KL1981PTC003354

Company & Directors' Information:- J J V ENGINEERS PRIVATE LIMITED [Active] CIN = U74200HR2013PTC048964

Company & Directors' Information:- P T R ENGINEERS PRIVATE LIMITED [Under Liquidation] CIN = U31901TN1979PTC007806

Company & Directors' Information:- S L V ENGINEERS PRIVATE LIMITED [Active] CIN = U72501TZ2000PTC009366

Company & Directors' Information:- C. B. S. ENGINEERS PRIVATE LIMITED [Strike Off] CIN = U74120UP2011PTC045651

Company & Directors' Information:- J. M. CONTRACTORS PRIVATE LIMITED [Strike Off] CIN = U45400DL2014PTC267074

Company & Directors' Information:- CONTRACTORS INDIA LIMITED [Active] CIN = U74899DL1998PLC095838

Company & Directors' Information:- M R K ENGINEERS PRIVATE LIMITED [Active] CIN = U21014KA1995PTC018466

Company & Directors' Information:- D V ENGINEERS AND CONTRACTORS PRIVATE LIMITED [Active] CIN = U45200MH1999PTC120226

Company & Directors' Information:- H R M ENGINEERS PRIVATE LIMITED [Active] CIN = U45200MH1998PTC117606

Company & Directors' Information:- P C ENGINEERS PRIVATE LIMITED [Active] CIN = U34300CH1985PTC006093

Company & Directors' Information:- R H ENGINEERS PVT LTD [Active] CIN = U74200CH1984PTC005944

Company & Directors' Information:- G-4 ENGINEERS PRIVATE LIMITED [Active] CIN = U32204MH2008PTC177646

Company & Directors' Information:- G S ENGINEERS PVT LTD [Active] CIN = U74210PB1994PTC014225

Company & Directors' Information:- H I ENGINEERS PVT LTD [Active] CIN = U74210WB1984PTC037097

Company & Directors' Information:- S A ENGINEERS LTD [Strike Off] CIN = U28932WB1977PLC031202

Company & Directors' Information:- ENGINEERS LTD [Strike Off] CIN = U29100WB1933PLC007579

Company & Directors' Information:- G B ENGINEERS PVT LTD [Strike Off] CIN = U74210WB1982PTC034958

Company & Directors' Information:- R. J. ENGINEERS PRIVATE LIMITED [Active] CIN = U29199TZ1990PTC002690

Company & Directors' Information:- AMP ENGINEERS PVT LTD [Strike Off] CIN = U21011UP1988PTC010091

Company & Directors' Information:- A R ENGINEERS PVT LTD [Strike Off] CIN = U45203OR1993PTC003413

Company & Directors' Information:- M. Y. ENGINEERS PRIVATE LIMITED [Strike Off] CIN = U28920MH1999PTC119174

Company & Directors' Information:- P & A ENGINEERS PRIVATE LIMITED [Active] CIN = U70101OR2011PTC014428

Company & Directors' Information:- S AND S POWER PRIVATE LIMITED [Active] CIN = U40109PY2004PTC001824

Company & Directors' Information:- M AND D (ENGINEERS) PRIVATE LIMITED [Active] CIN = U28932MH1975PTC018333

Company & Directors' Information:- Q M ENGINEERS (INDIA) PRIVATE LIMITED [Active] CIN = U31100MH2006PTC159261

Company & Directors' Information:- L R CONTRACTORS PRIVATE LIMITED [Strike Off] CIN = U45400UP2010PTC042822

Company & Directors' Information:- A G ENGINEERS PRIVATE LIMITED [Active] CIN = U74899DL1986PTC024138

Company & Directors' Information:- Y A ENGINEERS PRIVATE LIMITED [Active] CIN = U74899DL2001PTC110304

Company & Directors' Information:- R. F. ENGINEERS PRIVATE LIMITED [Active] CIN = U32100DL2010PTC199732

Company & Directors' Information:- R. S. INDIA HYDRO POWER PRIVATE LIMITED [Active] CIN = U40101DL2009PTC186651

Company & Directors' Information:- S R CONTRACTORS PRIVATE LIMITED [Strike Off] CIN = U70101CH2000PTC023298

Company & Directors' Information:- Y AND N ENGINEERS PRIVATE LIMITED [Strike Off] CIN = U70109DL1989PTC036195

Company & Directors' Information:- J K CONTRACTORS PVT LTD [Strike Off] CIN = U74210PB1989PTC009210

Company & Directors' Information:- A TO Z ENGINEERS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U29299DL1988PTC030239

Company & Directors' Information:- K J S ENGINEERS PRIVATE LIMITED [Strike Off] CIN = U74210DL1998PTC093851

Company & Directors' Information:- A P ENGINEERS PRIVATE LIMITED [Strike Off] CIN = U29269UP1991PTC013866

Company & Directors' Information:- GAMMON ENGINEERS PRIVATE LIMITED [Strike Off] CIN = U74210MH1978PTC020701

Company & Directors' Information:- S S ENGINEERS PVT LTD [Strike Off] CIN = U28931TN1987PTC015093

Company & Directors' Information:- A S ENGINEERS PVT LTD [Strike Off] CIN = U74999TG1988PTC008455

Company & Directors' Information:- N R S ENGINEERS PRIVATE LIMITED [Strike Off] CIN = U29269UP1992PTC014881

Company & Directors' Information:- H V A C ENGINEERS PRIVATE LIMITED [Strike Off] CIN = U99999DL1982PTC014542

Company & Directors' Information:- R K CONTRACTORS PVT. LTD [Strike Off] CIN = U45201DL1987PTC027998

Company & Directors' Information:- V R V ENGINEERS PRIVATE LIMITED [Strike Off] CIN = U50101TN2006PTC061058

Company & Directors' Information:- S R V ENGINEERS PVT LTD [Strike Off] CIN = U24231UP1988PTC009258

Company & Directors' Information:- V R F ENGINEERS PVT LTD [Active] CIN = U32201GJ1986PTC008400

Company & Directors' Information:- A. B. T. ENGINEERS PVT. LTD. [Strike Off] CIN = U28111OR1993PTC003388

Company & Directors' Information:- B S B ENGINEERS PVT LTD [Strike Off] CIN = U27106WB1971PTC027952

Company & Directors' Information:- A B K ENGINEERS PRIVATE LIMITED [Active] CIN = U29253DL2008PTC178060

Company & Directors' Information:- H J ENGINEERS PRIVATE LTD [Active] CIN = U74899DL1987PTC027668

Company & Directors' Information:- B-8 ENGINEERS AND CONTRACTORS PRIVATE LIMITED [Active] CIN = U70200KL2016PTC045809

Company & Directors' Information:- D AND S - ENGINEERS AND CONTRACTORS PRIVATE LIMITED [Strike Off] CIN = U45202PN2000PTC015677

Company & Directors' Information:- A R ENGINEERS PVT LTD [Not available for efiling] CIN = U71220UP1978PTC004701

Company & Directors' Information:- K K ENGINEERS INDIA PRIVATE LIMITED [Active] CIN = U74200CH1984PTC005826

Company & Directors' Information:- A K CONTRACTORS PRIVATE LIMITED [Active] CIN = U70101DL2000PTC108124

Company & Directors' Information:- D H ENGINEERS PVT LTD [Strike Off] CIN = U51109WB1963PTC025758

Company & Directors' Information:- G F M ENGINEERS PVT LTD [Strike Off] CIN = U45202WB1969PTC027476

Company & Directors' Information:- P R M ENGINEERS PRIVATE LIMITED [Strike Off] CIN = U29120UP1988PTC009249

Company & Directors' Information:- S. K. V. CONTRACTORS PRIVATE LIMITED [Strike Off] CIN = U93000UP2008PTC034564

Company & Directors' Information:- R B ENGINEERS PRIVATE LIMITED [Active] CIN = U24230MH2003PTC141901

Company & Directors' Information:- L AND S HYDRO ENGINEERS PRIVATE LIMITED [Active] CIN = U40101PB2003PTC026487

Company & Directors' Information:- V R G CONTRACTORS PRIVATE LIMITED [Strike Off] CIN = U45209PB2015PTC039367

Company & Directors' Information:- TEESTA CORPORATION PRIVATE LIMITED [Active] CIN = U70101RJ2012PTC040341

Company & Directors' Information:- F S ENGINEERS PRIVATE LIMITED [Active] CIN = U74210TN1973PTC006482

Company & Directors' Information:- G D ENGINEERS AND CONTRACTORS PRIVATE LIMITED [Active] CIN = U74900TN2012PTC086407

Company & Directors' Information:- U. K. ENGINEERS PRIVATE LIMITED [Active] CIN = U31900PN2008PTC132332

Company & Directors' Information:- A V CONTRACTORS & ENGINEERS PRIVATE LIMITED [Active] CIN = U45400MH2010PTC203385

Company & Directors' Information:- S. C. ENGINEERS & CONTRACTORS PRIVATE LIMITED [Strike Off] CIN = U31908MH2013PTC242970

Company & Directors' Information:- S & O POWER PRIVATE LIMITED [Active] CIN = U40107MH2010PTC206447

Company & Directors' Information:- J B ENGINEERS PRIVATE LIMITED [Strike Off] CIN = U74900MH2012PTC226187

Company & Directors' Information:- S & E ENGINEERS PRIVATE LIMITED [Active] CIN = U74999PN2010PTC135666

Company & Directors' Information:- P S B ENGINEERS PRIVATE LIMITED [Strike Off] CIN = U74210MH2000PTC128882

Company & Directors' Information:- J V CONTRACTORS PRIVATE LIMITED [Active] CIN = U45400UP2011PTC047876

Company & Directors' Information:- G B HYDRO POWER PRIVATE LIMITED [Active] CIN = U40103TG2010PTC067418

Company & Directors' Information:- R M HYDRO POWER PRIVATE LIMITED [Active] CIN = U40109TG2010PTC067300

Company & Directors' Information:- D B S ENGINEERS PRIVATE LIMITED [Active] CIN = U74210UP2010PTC084195

Company & Directors' Information:- H & H CONTRACTORS PRIVATE LIMITED [Strike Off] CIN = U93030UP2013PTC058465

Company & Directors' Information:- G K V ENGINEERS PRIVATE LIMITED [Active] CIN = U74999TN2010PTC077912

Company & Directors' Information:- G H ENGINEERS PRIVATE LIMITED [Strike Off] CIN = U28939DL2004PTC130703

Company & Directors' Information:- N R ENGINEERS PRIVATE LIMITED [Active] CIN = U29292DL2011PTC221986

Company & Directors' Information:- M S HYDRO ENGINEERS PRIVATE LIMITED [Strike Off] CIN = U29306DL2008PTC172435

Company & Directors' Information:- N. R. CONTRACTORS PRIVATE LIMITED [Active] CIN = U45202DL2011PTC229512

Company & Directors' Information:- K. V. S. CONTRACTORS PRIVATE LIMITED [Active] CIN = U45204DL2011PTC214899

Company & Directors' Information:- B N R ENGINEERS PRIVATE LIMITED [Active] CIN = U74899DL1973PTC006709

Company & Directors' Information:- A S CONTRACTORS PRIVATE LIMITED [Strike Off] CIN = U74899DL1988PTC030738

Company & Directors' Information:- K M ENGINEERS PRIVATE LIMITED [Strike Off] CIN = U45400DL2014PTC272465

Company & Directors' Information:- V. V. ENGINEERS & CONTRACTORS PRIVATE LIMITED [Strike Off] CIN = U45400DL2016PTC290887

Company & Directors' Information:- T J ENGINEERS PRIVATE LIMITED [Strike Off] CIN = U74140DL2009PTC191431

Company & Directors' Information:- I S ENGINEERS CONTRACTORS PRIVATE LIMITED [Active] CIN = U74899DL1995PTC068302

Company & Directors' Information:- B K CONTRACTORS PVT LTD [Strike Off] CIN = U74899DL2000PTC107241

Company & Directors' Information:- A R F CONTRACTORS PRIVATE LIMITED [Active] CIN = U45200DL2011PTC228000

Company & Directors' Information:- H. P. CONTRACTORS PRIVATE LIMITED [Strike Off] CIN = U45400HR2014PTC051780

Company & Directors' Information:- J R J POWER PRIVATE LIMITED [Active] CIN = U40300GJ2015PTC082396

Company & Directors' Information:- S & V CONTRACTORS AND ENGINEERS PRIVATE LIMITED [Strike Off] CIN = U45200KL2001PTC014980

Company & Directors' Information:- L. K. ENGINEERS PRIVATE LIMITED [Active] CIN = U29308PN2020PTC190150

Company & Directors' Information:- D B R ENGINEERS PRIVATE LIMITED [Strike Off] CIN = U74140DL1995PTC066347

Company & Directors' Information:- N K ENGINEERS PRIVATE LIMITED [Strike Off] CIN = U65921UP1954PTC002533

Company & Directors' Information:- H. R. ENGINEERS PVT LTD [Strike Off] CIN = U74999PB1973PTC003316

Company & Directors' Information:- ENGINEERS CORPORATION PVT LTD [Strike Off] CIN = U74300WB1946PTC022035

Company & Directors' Information:- HYDRO POWER ENGINEERS PRIVATE LIMITED [Strike Off] CIN = U45309TN1987PTC014452

Company & Directors' Information:- O P M S ENGINEERS PRIVATE LIMITED [Strike Off] CIN = U74899DL1984PTC018969

Company & Directors' Information:- I S C ENGINEERS PRIVATE LIMITED [Strike Off] CIN = U74140DL1983PTC017046

Company & Directors' Information:- G P B ENGINEERS PVT LTD [Strike Off] CIN = U29212RJ1990PTC005595

Company & Directors' Information:- CONTRACTORS LIMITED [Dissolved] CIN = U99999MH1946PLC010358

Company & Directors' Information:- R G M ENGINEERS PRIVATE LIMITED [Strike Off] CIN = U74210DL2008PTC175365

Company & Directors' Information:- THE ENGINEERS PRIVATE LIMITED [Strike Off] CIN = U99999KA1948PTC000551

Company & Directors' Information:- M. AND S. (ENGINEERS) LIMITED [Dissolved] CIN = U99999MH1952PLC008956

    I.A. No. 01 of 2020 in W.P.(C) No. 38 of 2020

    Decided On, 07 November 2020

    At, High Court of Sikkim

    By, THE HONOURABLE MRS. JUSTICE MEENAKSHI MADAN RAI

    For the Petitioner: Arunabh Choudhury, Thupden Youngda, Dechen Wangdi Lachungpa, Advocates. For the Respondents: R1, A.K. Upadhyaya, Senior Advocate with Ms. Rachhitta Rai, Advocate, Ms. Maninder Acharya, Senior Advocate with R2, Om Prakash Shukla, Advocate.



Judgment Text

Meenakshi Madan Rai, J.1. The Petitioner, by filing the instant Writ Petition assails the Communication, dated 06.11.2020, issued by the Respondent No.1 by which the Award granted to the Petitioner vide Letter of Acceptance, dated 15.03.2020 for “Construction of Balance Civil Works Package: Lot-II for Underground Power House and Transformer Cavern, Part of HRT-I and HRT-II, Surge Shafts, Pressure Shafts and Adits, TRT and other associated Structures etc. of Teesta-VI HE Project, Sikkim,” amounting to a sum of Rs.1248,44,20,355/- (Rupees twelve hundred and forty eight crores, forty four lakhs, twenty thousand, three hundred and fifty five) only, was annulled and the Bid Security of Rs.10,00,00,000/- (Rupees ten crores) only, dated 16.01.2020 issued by the Bank of Baroda, CFS Branch, Mumbai, is sought to be forfeited by the Respondents No.1 and 2.2. Along with the Writ Petition, I.A. No.01 of 2020 has also been filed seeking the following reliefs;“a. That the Hon’ble Court may be pleased to pass an ex-parte ad-interim order staying the effect and operation of the impugned communication No.LTHPL/Teesta-VI/CEO/2020/580 dated 06.11.2020 issued by the Respondent No.01 vide which LOA No. LTHPL/TeestaVI/2020/255-62 dated 15.03.2020 was annulled and Bid Security submitted vide BG. No.29101GPER003820 dated 16.01.2020 issued by Bank of Baroda, CFS Branch, Mumbai having value INR 10 Crores to NHPC is sought to be forfeited; andb. That the Hon’ble Court may be pleased to pass an ex-parte ad-interim order directing the Respondent No.01 to forthwith accept the Security Performance by way of Bank Guarantee by(sic) dated 21.11.2020 being BG. No.2910IGP001238220 issued by the Respondent No.3 and thereafter take necessary consequential steps in furtherance of the LOA dated 15.03.2020; and/or c. That the Hon’ble Court be pleased to issue an ex-parte ad-interim order or direction to the Respondent No.01 and 02 restraining them from encashing the security bid in the form of BG. No.29101GPER003820 dated 16.01.2020 issued by Bank of Baroda, CFS Branch, Mumbai having value INR 10 Crores to NHPC and further restraining the Respondent No.03 from honouring any such request made by the Respondent Nos.01 and 02 for encashment of the said Bank Guarantee; and d. Pass any other appropriate order/orders as this Hon’ble Court may deem fit and proper in the facts and circumstances of the case.”3. Records of the Registry reveal that the Writ Petition and I.A. No.01 of 2020 were submitted before the Registry on 27.11.2020 and resubmitted on 28.11.2020.4. Caveat Petition No.10 of 2020 was filed by the Respondent No.1 on 25.11.2020. Registry informs that the Caveator was informed of the filing of the Writ Petition. On such information, Counsel for the Respondent No.1 and Respondent No.2 entered appearance on 30.11.2020.5. The I.A. supra was accordingly taken up for hearing on 30.11.2020. After the hearing commenced and Learned Counsel for the Petitioner made his submissions for some time, on account of network failure the hearing was discontinued and ordered to be listed on the next day (i.e. 01.12.2020). On 01.12.2020, Learned Counsel for the Petitioner and Respondents No.1 and 2 were heard at length and Orders reserved. In the interregnum, the parties were directed to maintain status quo as on 01.12.2020. On 02.12.2020, on being mentioned by Learned Counsel for the Petitioner, the matter was taken up. As per Learned Counsel for the Petitioner, although this Court had directed that the parties shall maintain status quo as on 01.12.2020, however, the Bank Guarantee for Bid Security of Rs.10,00,00,000/- (Rupees ten crores) only, had been transferred and encashed by the Respondent Companies on 01.12.2020. Consequently, vide Order dated 02.12.2020, the Respondents No.1 and 2 were directed to stay their hands from utilization of the encashed amount till further orders of this Court.6. Now reverting to the I.A. No.01 of 2020, Learned Counsel Mr. Arunabh Choudhury for the Petitioner advanced the argument that an Online Bid was invited by the Respondent No.2 NHPC Ltd. on behalf of Respondent No.1 Lanco Teesta Hydro Power Limited (“LTHPL”) vide Notice Inviting E-Tender, dated 06.09.2019. The Petitioner submitted its Bid for the said Contract towards which, a Bank Guarantee for Bid Security, dated 16.01.2020, amounting to Rs.10,00,00,000/- (Rupees ten crores) only, was submitted to the LTHPL as per the Bid Document along with the Bid by the Petitioner. Following this, a Letter of Acceptance (“LOA”) for the said Contract Work was issued on 15.03.2020. The completion time of the Contract was to be 52.5 months from the seventh day of the date of issuance of LOA. Clause 34 (Signing of Agreement) of the Instruction to Bidders (“ITB”) stipulated that the Employers i.e. the Respondents No.1 and 2 herein and the successful Bidder were to sign the Agreement within fourteen days from the date of Notification of readiness of the Agreement. As per the provisions of the Bid Document under Clause 35 (Performance Security) of ITB, Clause 4.2 of Particular Conditions of Contract (“PCC”) and Serial No.6 of the LOA, the Performance Security was to be submitted by the successful Bidder within twenty eight days from the date of issuance of the LOA. The said twenty eight days expired on 12.04.2020. That, the pandemic suddenly struck globally and the country also had to face the consequences as a result the Contract could not be signed. The Petitioner requested for relaxation in time for submission of the Performance Bank Guarantee (“PBG”), in response, the Respondent No.1 extended the time initially up to 31.07.2020 and thereafter up to 31.08.2020, 05.10.2020 and 05.11.2020. Before the expiry of 05.11.2020, vide Communication dated 04.11.2020, addressed to the Chief Executive Officer, LTHPL, the Petitioner informed the Respondent No.1 that they were in advanced discussions with the Bankers for the Bank Guarantee which required time for approval from their Corporate Office. That, due to the intervening Diwali holidays and other festivals in Maharashtra, they were apprehending some days’ delay and hence requested the Respondent No.1 to grant them additional time till 30.11.2020 to submit the Performance Bank Guarantee. That, the Respondent No.1 instead annulled the Award due to nonsubmission of PBG and non-signing of Agreement vide its Letter dated 06.11.2020. The reasons elucidated in the Letter was that sufficient time had already been provided by LTHPL by extending the time for submission of Performance Security in the form of Bank Guarantee keeping in view the situation due to the outbreak of Covid-19 pandemic, however, the Petitioner had failed to deliver the required Performance Security in the form of Bank Guarantee and hence the Contract Agreement had not been signed till date implying non-compliance of Clauses 34 and 35 of the ITB, Sub Clause 4.2 of PCC of Bid Document and terms as per Serial No.6 of the LOA, dated 15.03.2020. It was also notified vide this Communication that apart from the annulment of the Award granted vide LOA dated 15.03.2020, a sum of Rs.10,00,00,000/- (Rupees ten crores) only, issued by the Bank of Baroda as Bid Security shall be forfeited in accordance with Clause 18.6 of ITB.7.(i) Learned Counsel for the Petitioner drew the attention of this Court to the LOA, dated 15.03.2020 and the terms detailed therein. Reference was also made by Learned Counsel to the “Conditions of Contract for Construction” at Clause 15.2 and it was submitted that as per the said provision, the Employer shall be entitled to terminate the Contract if the Contractor fails to comply with Sub Clause 4.2 of PCC or with a Notice under Sub Clause 15.1. The same Clause i.e. 15.1, also provides that in any of the events as detailed in the said Clause, the Employer may upon giving fourteen days’ Notice to the Contractor, terminate the Contract and expel the Contractor from the site. That, the period of Notice was subsequently modified to forty two days, despite this provision no Notice was issued to the Petitioner by the Respondents No.1 and 2 prior to the impugned Communication dated 06.11.2020. That, in the Communication dated 05.10.2020, Clause 15.2 of the “Conditions of Contract for Construction” has been invoked indicating existence of Contract between the parties whereas the Letter of 06.11.2020 invokes Clause 35.3 of ITB and Bid Security which deals with failure of the successful Bidder to comply with the requirements of Clauses 34 and 35 of the ITB. The invocation of two different Clauses itself leads to an anomalous circumstance.(ii) Emphasizing on ITB Clause 33 at 33.2, it was canvassed by Learned Counsel that, “the notification of award (Letter of Acceptance) will constitute the formation of the contract until the contract has been effected pursuant to clause 34 hereunder.” thereby indicating that a Contract existed between the parties and this fact is fortified by the provision raised by them in their correspondence dated 05.10.2020. Moreover, the conduct of the Respondent No.1 indicates that time was not the essence of the Contract as they themselves had extended the time on several occasions and finally up to 05.11.2020. Besides, although the PBG was not deposited as per stipulation, resources viz. machinery and manpower, had already been mobilized by the Petitioner on the site. That, now on 21.11.2020, the Performance Security of 3% of the Contract value has been deposited by the Petitioner in terms of the Office Memorandum of the Government of India, Ministry of Finance, Department of Expenditure, Policy Division, dated 12.11.2020 giving fresh directives regarding reduction in Performance Security viz.“……… 3. In view of all above, it is decided to reduce Performance Security from existing 5-10% to 3% of the value of the contract for all existing contracts. However, the benefit of the reduced Performance Security will not be given in the contracts under dispute wherein arbitration/court proceedings have been already started or are contemplated. ………………”(iii) Hence, in view of the above facts and circumstances, the annulment of Contract is illegal and contrary to the terms set out. The impugned action of the Respondent No.1 in declining to accept the PBG and annulling the LOA is unjustified, arbitrary, unreasonable, irrational, illegal and discriminatory and violative of Articles 14, 19(1)(g) and 21 of the Constitution of India. That, the Petitioner apprehends that Respondents No.1 and 2 will encash the Bank Guarantee of Rs.10,00,00,000/- (Rupees ten crores) only, provided as Bid Security on 27.11.2020. Hence, the prayers in the I.A. as extracted supra.8. The arguments in contra advanced by Learned Senior Counsel for the Respondents No.1 and 2 were that, in fact, the Petition is not maintainable as in the first instance, the Contract has not come into being. If the submission of the Petitioner regarding existence of a Contract between the parties by virtue of the mere issuance of an LOA is to be assumed as correct, then in such a circumstance, an Arbitration Clause exists in the Contract which ousts the jurisdiction of this Court, and the Petitioner is to take steps in consonance with that Clause, hence even on this ground the Petition is not maintainable. That, in the absence of a Contract, no Notice is required to be issued, even assuming such Notice is mandated then the Letter of 05.10.2020 is sufficient Notice for the said purposes, as the intention of a Notice is to bring to the knowledge of the other party the relevant facts and the steps envisaged. The conduct of the Petitioner and their seriousness towards fulfilling the terms of the LOA as well as their financial capacity is suspect in view of their inaction and failure to abide by the terms as set out in the LOA. Despite the extension of dates on several occasions granted by the Respondent No.1, the Petitioner has reflected their inability to deposit the required amount of approximately Rs.67,00,00,000/- (Rupees sixty seven crores) only, as Performance Bank Guarantee. The Respondents No.1 and 2 had, in fact, deposited a sum of Rs.154,00,00,000/- (Rupees one hundred and fifty four crores) only, in the Account of the Petitioner by way of payment towards another Award but the Petitioner has shown no inclination to utilize the amount for the present purposes. That, Paragraphs 2.0 and 3.0 of the Letter dated 06.11.2020 details the extant provisions of the Bid Document and that the Respondent No.1 has taken due consideration of the outbreak of the pandemic and granted relaxation by affording the Petitioner sufficient time for submission of PBG up to 05.11.2020. The Petitioner despite such indulgence failed to take steps for submission of PBG resulting in the non-signing of the Contract till date and thereby non-compliance of Clauses 34 and 35 of the ITB, Sub Clause 4.2 of PCC of Bid Document and terms as per Serial No.6 of the LOA. Besides, “annulment” is not “termination” as only an LOA was issued and the Contract had not been signed hence it was reiterated that the question of the existence of a Contract between the parties does not arise.9. In response, Mr. Arunabh Choudhury for the Petitioner submitted that the two Letters from the Respondent No.1 invoked Clause 15.2 which is termination of Contract therefore indicating that the parties were in a Contract in terms of the LOA as per Clause 33.2.10. Learned Counsel for the parties were heard in extenso and due consideration given to the rival submissions. I have also perused the documents relied on by the Petitioner.11. At this juncture, the only consideration before this Court is whether the Petitioner has made out a prima facie case, whether the balance of convenience and inconvenience is tilted in its favour, and whether the damages likely to be incurred by the Petitioner will cause them irreparable loss and injury thereby entitling them to the reliefs claimed in the I.A. as already extracted supra.12.(i) Indubitably, by the Letter dated 15.03.2020, the Respondent No.1 confirmed having accepted the Bid of the Petitioner and awarded them the Contract for the Work viz. “Construction of Balance Civil Works Package: Lot-II for Underground Power House and Transformer Cavern, Part of HRT-I and HRT-II, Surge Shafts, Pressure Shafts and Adits, TRT and other associated Structures etc. of Teesta-VI HE Project, Sikkim,” amounting to a sum of Rs.1248,44,20,355/- (Rupees twelve hundred and forty eight crores, forty four lakhs, twenty thousand, three hundred and fifty five) only. In terms of Paragraph 6.0 of the LOA, the Petitioner was requested to submit the Performance Security in the form of Bank Guarantee, within twenty eight days of issue of the LOA in terms of Sub Clause 4.2 of Particular Conditions of Contract. It is not disputed that the twenty eight days stipulated in the LOA expired on 12.04.2020 and that the Respondent No.1 extended the time for submission of PBG on various dates initially up to 31.07.2020 and thereafter up to 31.08.2020 and 05.10.2020. The last extension was allowed up to 05.11.2020. The Petitioner, instead of abiding with the time frame afforded to it in terms of the LOA by the Respondents as well as extensions granted up to 05.11.2020, took its time to make the requisite financial arrangements and ultimately even failed to adhere to the opportunity extended up to 05.11.2020 with the feeble explanation of intervening holidays and festivals in the State of Maharashtra. The argument that the deposit of 3% of the value of the Contract was made on 21.11.2020 holds no water sans extension of date by the Respondents.(ii) Clause 5.3(ii) of the ITB (Page 43 of the Paper Book), reads as follows;“5.3 Bids submitted by a Bidder with subcontractor(s), shall comply with the following minimum requirements:(i) ………………(ii) In order to ensure serious participation of the sub-contractor(s) for work proposed to be executed by the sub-contractor(s), a Joint Deed of Undertaking (as per Attachment-6(ii) shall be required to be submitted by the Contractor and sub-contractor(s). Besides this, Subcontractor(s) shall submit an additional Performance Bank Guarantee equivalent to 5% of corresponding value of work sublet in addition to Performance Bank Guarantee for whole contract submitted by the Bidder on award of work.”(iii) Clauses 34 and 35 of the ITB (Pages 60, 61 of the Paper Book) provides as under;“34. Signing of Agreement34.1 After notifying the successful Bidder that its Bid has been accepted, the Employer will prepare the Agreement in the form provided in the Bidding Documents, incorporating all agreements between the parties. The contract shall be signed in three originals (two for Employer and one for Contractor). The Contractor shall provide to the Employer 35 sets of the Contract after its execution, free of charges.34.2 After issue of Letter of Acceptance, the Employer/NHPC shall notify the contractor about the readiness of the Agreement. The Employer and the successful Bidder shall sign the Agreement within 14 days from the date of issue of such notice to the contractor.34.3 Upon issue of Letter of Acceptance as per clause 33 hereof, the Employer/NHPC will notify the other Bidders that their Bids have been unsuccessful. The Earnest Money of all the unsuccessful bidders whose price bid has been opened will be returned by NHPC within 15 days of notification of the award of Contract to the successful bidder.35 Performance Security35.1 Within 28 days from the date of issue of Letter of Acceptance, the successful bidder shall furnish to the Employer a Performance Bank Guarantee in the form stipulated in the Conditions of Contract. The bidders who are qualified on the strength of their sub-contractor shall be required to furnish an additional Performance Bank Guarantee from their sub-contractor as per Clause 4.2 of Particular Conditions of Contract. The form of Performance Bank Guarantee provided in Section 4, of the Bidding Documents may be used. Details of Employer’s Bank at Project shall be shared at the time of award of Contract.35.2 In case Bidding Company (subsidiary company) gets qualified and awarded the work package, the Parent company/ Holding Company, within 28 days from the date of issue of Letter of Acceptance, will be required to furnish an additional performance bank guarantee, as per Clause 4.2 of Particular Conditions of Contract, of value equivalent to (5%) five percent of the Contract Price or portion of work (where subsidiary Company is Joint Venture Partner) as the case may be, in addition to normal Performance Bank Guarantee to be submitted by the Bidder to the Employer besides entering into a separate Agreement in the requisite Format provided in the Bid Document. The form of Performance Bank Guarantee provided in Section 4, of the Bidding Documents may be used.35.3 Failure of the successful Bidder to comply with the requirements of Clause 34 or 35 hereof shall constitute a breach of contract, cause for annulment of the award, forfeiture of the Bid Security, and any such other remedy the Employer may take under the provisions of the Contract.”(iv) Clause 18.6 of the ITB (Page 52 of the Paper Book) lays down that the Bid Security may be forfeited in the following contingencies, the provision is extracted hereinbelow;“18.6 T

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he Bid Security may be forfeited:a) if the Bidder withdraws its Bid or varies any terms & conditions in regard thereto during period of bid validity, except as provided in Sub-clause 24b) in the case of a successful Bidder, if he fails within the specified time limit to;i) sign the Agreement, orii) furnish the required performance security.c) if the Bidder adopts corrupt or collusive or coercive or fraudulent practices covered under ITB Clause-37 or defaults committed under Integrity pact.Any liability of GST arising out of forfeiture of bid security shall be borne by the concerned Bidder.”(Emphasis supplied)13. As can be culled out from the submissions, the admitted position is that the Petitioner, who was the successful Bidder, failed to sign the Agreement within the specified time limit or during the extensions given by the Respondent Companies from April, 2020 through November, 2020 apart from which the Petitioner failed to furnish the required Performance Security. It emanates with clarity from the documents relied on by the Petitioner supra that the Bid Security of the successful Bidder would be returned by the Respondents when the Bidder has signed the Agreement with the Employer and furnished the required Performance Security to the Employer as laid down in Clause 18.5 of the ITB. However, on failure to take steps, the provision of Clause 18.6 of the ITB would kick into place.14. In the light of the facts and circumstances placed before this Court and the discussions hereinabove, I am of the considered opinion that the Petitioner has failed to make out a prima facie case nor is the balance of convenience and inconvenience tilted in its favour nor have they made out a case of irreparable loss and injury for the purposes of granting them the reliefs as prayed for in the I.A.15. It concludes thereby that the Order of this Court dated 01.12.2020 requiring the parties to maintain status quo and the Order dated 02.12.2020 directing the Respondents No.1 and 2 to stay their hands from expending the encashed amount deserves to be and is accordingly vacated.16. I.A. No.01 of 2020 stands dismissed and disposed of.
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