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



HDFC Bank Ltd. V/S JNK Electrical Industries Private Limited and Others.


Company & Directors' Information:- HDFC BANK LIMITED [Active] CIN = L65920MH1994PLC080618

Company & Directors' Information:- T T G INDUSTRIES LIMITED [Active] CIN = U27209TN1987PLC014169

Company & Directors' Information:- V I P INDUSTRIES LIMITED [Active] CIN = L25200MH1968PLC013914

Company & Directors' Information:- A L M INDUSTRIES LIMITED [Active] CIN = U14100DL1996PLC129067

Company & Directors' Information:- A L M INDUSTRIES LIMITED [Active] CIN = U19111DL1996PLC129067

Company & Directors' Information:- A L M INDUSTRIES LIMITED [Active] CIN = U74110DL1996PLC129067

Company & Directors' Information:- S R K INDUSTRIES LIMITED [Active] CIN = L17121MH1991PLC257750

Company & Directors' Information:- S R INDUSTRIES LTD [Active] CIN = L29246PB1989PLC009531

Company & Directors' Information:- F E INDUSTRIES PRIVATE LIMITED [Active] CIN = U36100PB2003PTC026482

Company & Directors' Information:- N K INDUSTRIES LIMITED [Active] CIN = L91110GJ1987PLC009905

Company & Directors' Information:- K L R INDUSTRIES LIMITED [Active] CIN = U28939TG2002PLC038416

Company & Directors' Information:- T S I INDUSTRIES PRIVATE LIMITED [Under Process of Striking Off] CIN = U18101HR1997PTC034478

Company & Directors' Information:- B L A INDUSTRIES PRIVATE LIMITED. [Active] CIN = U10200MH1964PTC162314

Company & Directors' Information:- R B T INDUSTRIES LIMITED [Active] CIN = U24118UP1990PLC011820

Company & Directors' Information:- H G I INDUSTRIES LIMITED [Active] CIN = L40200WB1944PLC011754

Company & Directors' Information:- R P INDUSTRIES PRIVATE LIMITED [Active] CIN = U27100GJ2011PTC075812

Company & Directors' Information:- D D INDUSTRIES LIMITED [Active] CIN = U74899DL1974PLC007169

Company & Directors' Information:- A G INDUSTRIES PVT LTD [Active] CIN = U27300HR1991PTC031378

Company & Directors' Information:- H. J. INDUSTRIES (INDIA) PRIVATE LIMITED [Active] CIN = U17120GJ2010PTC060769

Company & Directors' Information:- U F M INDUSTRIES LIMITED [Active] CIN = L15311AS1986PLC002539

Company & Directors' Information:- G R S INDUSTRIES LIMITED [Active] CIN = U00000PB2005PLC029159

Company & Directors' Information:- T S L INDUSTRIES LIMITED [Active] CIN = L65999WB1994PLC065255

Company & Directors' Information:- M F B INDUSTRIES LIMITED [Active] CIN = U31401TN1989PLC018274

Company & Directors' Information:- A C M E INDUSTRIES LIMITED [Dormant under section 455] CIN = U19119DL1992PLC048914

Company & Directors' Information:- V S P INDUSTRIES PRIVATE LIMITED [Active] CIN = U17111TZ2005PTC011820

Company & Directors' Information:- M N INDUSTRIES PRIVATE LIMITED [Active] CIN = U24100TG2012PTC079737

Company & Directors' Information:- G I INDUSTRIES PRIVATE LIMITED [Active] CIN = U15312PB2010PTC033806

Company & Directors' Information:- E T C INDUSTRIES LIMITED [Active] CIN = U31200MP1995PLC009281

Company & Directors' Information:- S K INDUSTRIES PVT LTD [Active] CIN = U74899DL1991PTC045572

Company & Directors' Information:- E A P INDUSTRIES LTD [Active] CIN = U25206WB1956PLC023072

Company & Directors' Information:- S R V E INDUSTRIES LIMITED [Active] CIN = U03210TZ2006PLC012577

Company & Directors' Information:- Z H INDUSTRIES PRIVATE LIMITED [Active] CIN = U45200DL2014PTC265453

Company & Directors' Information:- P AND P INDUSTRIES LIMITED [Strike Off] CIN = U21010MH1992PLC068885

Company & Directors' Information:- N G INDUSTRIES LTD [Active] CIN = L74140WB1994PLC065937

Company & Directors' Information:- S L INDUSTRIES P. LTD. [Active] CIN = U15331WB1989PTC047543

Company & Directors' Information:- T R A T INDUSTRIES LIMITED [Active] CIN = U25199KL1996PLC010148

Company & Directors' Information:- B R INDUSTRIES LIMITED [Active] CIN = U74899DL1995PLC067120

Company & Directors' Information:- H. V. R. INDUSTRIES PRIVATE LIMITED [Active] CIN = U27100DL2010PTC200428

Company & Directors' Information:- N M INDUSTRIES PRIVATE LIMITED [Active] CIN = U74120DL2008PTC175664

Company & Directors' Information:- N R C INDUSTRIES LIMITED [Active] CIN = U51909PB1985PLC006558

Company & Directors' Information:- S N L INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U17115RJ1994PTC008053

Company & Directors' Information:- J V INDUSTRIES PRIVATE LIMITED [Active] CIN = U74899DL1994PTC057081

Company & Directors' Information:- A R INDUSTRIES PVT LTD [Active] CIN = U27101HR1995PTC032569

Company & Directors' Information:- D V S INDUSTRIES PRIVATE LIMITED [Active] CIN = U74899DL1992PTC049221

Company & Directors' Information:- G V G INDUSTRIES PRIVATE LIMITED [Active] CIN = U17111TZ1980PTC006887

Company & Directors' Information:- C D INDUSTRIES LIMITED [Active] CIN = U27100MH1996PLC101277

Company & Directors' Information:- G V INDUSTRIES INDIA PRIVATE LIMITED [Active] CIN = U74900TG2014PTC096387

Company & Directors' Information:- G S M INDUSTRIES PRIVATE LIMITED [Active] CIN = U02001DL2002PTC117443

Company & Directors' Information:- B G INDUSTRIES LTD [Active] CIN = U26921ML1980PLC001830

Company & Directors' Information:- R K ELECTRICAL INDUSTRIES (INDIA) PRIVATE LIMITED [Active] CIN = U99999DL1980PTC010323

Company & Directors' Information:- P K INDUSTRIES PRIVATE LIMITED [Active] CIN = U51900DL2012PTC241654

Company & Directors' Information:- M D INDUSTRIES PRIVATE LIMITED [Active] CIN = U91110GJ1994PTC022025

Company & Directors' Information:- L C INDUSTRIES PRIVATE LIMITED [Active] CIN = U15122UP2013PTC055697

Company & Directors' Information:- R M G INDUSTRIES PRIVATE LIMITED [Active] CIN = U18100TG1993PTC016220

Company & Directors' Information:- JNK INDIA PRIVATE LIMITED [Active] CIN = U29268MH2010PTC204223

Company & Directors' Information:- G. A. INDUSTRIES PRIVATE LIMITED [Active] CIN = U15435MH2005PTC151817

Company & Directors' Information:- I W D W INDUSTRIES LTD. [Strike Off] CIN = U30099WB1990PLC050177

Company & Directors' Information:- P A S INDUSTRIES INDIA PRIVATE LIMITED [Active in Progress] CIN = U17121TZ2005PTC012171

Company & Directors' Information:- V AND S INDUSTRIES PRIVATE LIMITED [Active] CIN = U74899DL1990PTC039251

Company & Directors' Information:- M K J INDUSTRIES PRIVATE LIMITED [Active] CIN = U19111UP1989PTC010468

Company & Directors' Information:- S S F INDUSTRIES LIMITED [Active] CIN = U25190BR1988PLC003160

Company & Directors' Information:- P B INDUSTRIES PRIVATE LIMITED [Active] CIN = U29120MP1994PTC008840

Company & Directors' Information:- R & M INDUSTRIES PRIVATE LIMITED [Active] CIN = U24297TN1972PTC006185

Company & Directors' Information:- A M INDUSTRIES LTD [Active] CIN = U21012WB1977PLC030854

Company & Directors' Information:- A AND S INDUSTRIES PRIVATE LIMITED [Active] CIN = U17117DL1995PTC064137

Company & Directors' Information:- M C INDUSTRIES LTD [Active] CIN = U27106WB1993PLC058995

Company & Directors' Information:- D R INDUSTRIES PRIVATE LIMITED [Active] CIN = U24100WB2011PTC160058

Company & Directors' Information:- H S INDUSTRIES PRIVATE LIMITED [Active] CIN = U23209MH2020PTC348174

Company & Directors' Information:- R. L. F. INDUSTRIES LIMITED [Active] CIN = U51909DL1983PLC015262

Company & Directors' Information:- U K INDUSTRIES PRIVATE LIMITED [Active] CIN = U24241WB1988PTC044355

Company & Directors' Information:- M G I INDUSTRIES PVT LTD [Active] CIN = U27310GJ2006PTC048707

Company & Directors' Information:- A D INDUSTRIES PRIVATE LIMITED [Active] CIN = U18101WB2008PTC131561

Company & Directors' Information:- V J INDUSTRIES PRIVATE LIMITED [Active] CIN = U29253KA2009PTC050226

Company & Directors' Information:- V T INDUSTRIES PVT LIMITED [Active] CIN = U29150WB1985PLC039217

Company & Directors' Information:- V T INDUSTRIES PVT LIMITED [Active] CIN = U29150WB1985PTC039217

Company & Directors' Information:- G R INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U34300PB1996PTC018671

Company & Directors' Information:- M. K. INDUSTRIES PRIVATE LIMITED [Active] CIN = U15549WB2008PTC130116

Company & Directors' Information:- R S V INDUSTRIES PRIVATE LIMITED [Active] CIN = U52399MH2008PTC180489

Company & Directors' Information:- K. A. INDUSTRIES PRIVATE LIMITED [Active] CIN = U14220JH2008PTC013409

Company & Directors' Information:- D K INDUSTRIES LIMITED [Active] CIN = U45202CH1994PLC014627

Company & Directors' Information:- R K S INDUSTRIES PRIVATE LIMITED [Active] CIN = U20211WB1997PTC086009

Company & Directors' Information:- D G INDUSTRIES PVT LTD [Active] CIN = U36942WB1946PTC013526

Company & Directors' Information:- R I L INDUSTRIES PRIVATE LIMITED [Active] CIN = U70101DL1993PTC052678

Company & Directors' Information:- I S INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U29100GJ2009PTC057308

Company & Directors' Information:- B M INDUSTRIES PRIVATE LIMITED [Active] CIN = U17000MH1997PTC109621

Company & Directors' Information:- H M B INDUSTRIES PVT LTD [Active] CIN = U24297GJ1996PTC070418

Company & Directors' Information:- A G B INDUSTRIES INDIA PRIVATE LIMITED [Strike Off] CIN = U21012TZ2008PTC014753

Company & Directors' Information:- K B R INDUSTRIES PRIVATE LIMITED [Active] CIN = U27107DL1996PTC079915

Company & Directors' Information:- R V S INDUSTRIES PRIVATE LIMITED [Active] CIN = U17111TZ1995PTC006398

Company & Directors' Information:- B N INDUSTRIES PRIVATE LIMITED [Active] CIN = U67120AS1994PTC004273

Company & Directors' Information:- A J INDUSTRIES PRIVATE LIMITED [Active] CIN = U17120MH2004PTC145040

Company & Directors' Information:- S. A. A INDUSTRIES PRIVATE LIMITED [Active] CIN = U01549TZ1997PTC007927

Company & Directors' Information:- K K S K INDUSTRIES PRIVATE LIMITED [Active] CIN = U19201TZ1997PTC007687

Company & Directors' Information:- C R I INDUSTRIES PRIVATE LIMITED [Amalgamated] CIN = U29120TZ2002PTC010129

Company & Directors' Information:- A C T INDUSTRIES PRIVATE LIMITED [Active] CIN = U74899DL1984PTC018724

Company & Directors' Information:- G B INDUSTRIES PRIVATE LIMITED [Active] CIN = U29220PN2011PTC139883

Company & Directors' Information:- S D B INDUSTRIES LIMITED [Active] CIN = U27107MP1996PLC010394

Company & Directors' Information:- M M INDUSTRIES PRIVATE LIMITED [Active] CIN = U31300CT2008PTC020916

Company & Directors' Information:- A C INDUSTRIES PVT LTD [Active] CIN = U29299WB2006PTC109474

Company & Directors' Information:- K M INDUSTRIES PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U74899DL1991PTC043295

Company & Directors' Information:- C J INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U25209MH1998PTC116707

Company & Directors' Information:- N P INDUSTRIES LTD [Strike Off] CIN = U15549PB1989PLC009426

Company & Directors' Information:- J. L. INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U29141MP2008PTC020731

Company & Directors' Information:- I K INDUSTRIES PRIVATE LIMITED [Active] CIN = U24100MH2010PTC199474

Company & Directors' Information:- H. D. INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U27310MH2011PTC216080

Company & Directors' Information:- R. D. G. INDUSTRIES PRIVATE LIMITED [Active] CIN = U26960DL2008PTC182480

Company & Directors' Information:- R B INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U28999DL2008PTC177248

Company & Directors' Information:- H & H INDUSTRIES PRIVATE LIMITED [Active] CIN = U34100DL2010PTC204604

Company & Directors' Information:- M J INDUSTRIES PRIVATE LIMITED [Active] CIN = U15203KA2011PTC060675

Company & Directors' Information:- B R V INDUSTRIES PRIVATE LIMITED [Active] CIN = U32301UP1995PTC018704

Company & Directors' Information:- A. G. INDUSTRIES LIMITED [Strike Off] CIN = U25201UP1994PLC017291

Company & Directors' Information:- B R INDUSTRIES LIMITED [Strike Off] CIN = U15204AS1993PLC003930

Company & Directors' Information:- I P M INDUSTRIES LIMITED [Active] CIN = U25200DL1995PLC068554

Company & Directors' Information:- M R INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74900UP2008PTC036443

Company & Directors' Information:- R D I INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74900DL1995PTC065508

Company & Directors' Information:- J G INDUSTRIES LTD [Active] CIN = L15141WB1983PLC035931

Company & Directors' Information:- V G INDUSTRIES PRIVATE LIMITED [Active] CIN = U15139JK2015PTC004570

Company & Directors' Information:- S N INDUSTRIES PRIVATE LIMITED [Active] CIN = U29211UP1951PTC002319

Company & Directors' Information:- K G INDUSTRIES PVT LTD [Active] CIN = U29130WB1951PTC019868

Company & Directors' Information:- N S INDUSTRIES PRIVATE LIMITED [Under Process of Striking Off] CIN = U74120UP2012PTC053986

Company & Directors' Information:- W W I INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U29300MH1997PTC112589

Company & Directors' Information:- D U INDUSTRIES PRIVATE LIMITED [Active] CIN = U29230GJ2016PTC091588

Company & Directors' Information:- S. R. ELECTRICAL PRIVATE LIMITED [Active] CIN = U74999WB2011PTC169619

Company & Directors' Information:- B V R INDUSTRIES PRIVATE LIMITED [Active] CIN = U28999CT2020PTC010570

Company & Directors' Information:- S R P INDUSTRIES LIMITED [Amalgamated] CIN = U00061BR1984PLC002023

Company & Directors' Information:- A B C ELECTRICAL INDUSTRIES PVT LTD [Strike Off] CIN = U31300MP1988PTC004676

Company & Directors' Information:- C P INDUSTRIES PVT LTD [Strike Off] CIN = U29303MP1949PTC000846

Company & Directors' Information:- J B INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74999MH2013PTC245506

Company & Directors' Information:- S J V INDUSTRIES LTD [Amalgamated] CIN = U15421WB1982PLC035521

Company & Directors' Information:- V V INDUSTRIES PVT LTD [Strike Off] CIN = U99999DL1980PTC010427

Company & Directors' Information:- K K INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U65100DL1982PTC013046

Company & Directors' Information:- A T C INDUSTRIES LTD [Strike Off] CIN = U27109AS1984PLC002201

Company & Directors' Information:- N V INDUSTRIES PVT LTD [Active] CIN = U51909WB1953PTC020952

Company & Directors' Information:- A TO Z INDUSTRIES PVT LTD [Strike Off] CIN = U31908AS1987PTC002804

Company & Directors' Information:- L K INDUSTRIES PRIVATE LIMITED [Active] CIN = U17291MH2012PTC233546

Company & Directors' Information:- G S C INDUSTRIES PRIVATE LTD [Active] CIN = U92114DL1956PTC002616

Company & Directors' Information:- G G INDUSTRIES PRIVATE LIMITED [Active] CIN = U27320UP1969PTC003282

Company & Directors' Information:- I M W ELECTRICAL PRIVATE LIMITED [Active] CIN = U31200DL1997PTC087183

Company & Directors' Information:- K S INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U31909MH1960PTC011707

Company & Directors' Information:- N G C M (INDUSTRIES) LTD [Dissolved] CIN = U19209WB1979PLC032019

Company & Directors' Information:- P R INDUSTRIES PVT LTD [Active] CIN = U21014DL1971PTC005738

Company & Directors' Information:- R K I INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U29190DL2012PTC233413

Company & Directors' Information:- M S V INDUSTRIES PRIVATE LIMITED [Active] CIN = U29309TN2020PTC138957

Company & Directors' Information:- R K INDUSTRIES PVT LTD [Strike Off] CIN = U25202AS1988PTC003132

Company & Directors' Information:- S G R INDUSTRIES PVT LTD [Strike Off] CIN = U25199WB1948PTC016397

Company & Directors' Information:- H AND G ELECTRICAL PRIVATE LIMITED [Active] CIN = U31909DL2003PTC119788

Company & Directors' Information:- G K S INDUSTRIES PVT LTD [Strike Off] CIN = U24119OR1982PTC001128

Company & Directors' Information:- B M K INDUSTRIES PRIVATE LIMITED [Active] CIN = U17100MH1948PTC006398

Company & Directors' Information:- K R INDUSTRIES INDIA PRIVATE LIMITED [Active] CIN = U25190KA2012PTC062367

Company & Directors' Information:- T C G INDUSTRIES PRIVATE LIMITED [Converted to LLP] CIN = U13200MH1958PTC011079

Company & Directors' Information:- Y K INDUSTRIES PRIVATE LIMITED [Active] CIN = U19115UP2012PTC051151

Company & Directors' Information:- E S INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74999TN2012PTC086119

Company & Directors' Information:- I B INDUSTRIES LTD. [Strike Off] CIN = U28992WB1990PLC050469

Company & Directors' Information:- V I INDUSTRIES LTD [Strike Off] CIN = U36934WB1951PLC019890

Company & Directors' Information:- J M INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U05002UP1952PTC002456

Company & Directors' Information:- L F INDUSTRIES PRIVATE LIMITED [Active] CIN = U17291UP2015PTC068602

Company & Directors' Information:- A K S INDUSTRIES PVT LTD [Active] CIN = U27201WB1946PTC013433

Company & Directors' Information:- V M V INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U26990GJ2013PTC076945

Company & Directors' Information:- S K INDUSTRIES LIMITED [Under Process of Striking Off] CIN = U29248PN1948PLC001948

Company & Directors' Information:- S P INDUSTRIES PVT LTD [Strike Off] CIN = U20232AS1980PTC001853

Company & Directors' Information:- V A ELECTRICAL INDUSTRIES PVT LTD [Strike Off] CIN = U31901WB1981PTC034385

Company & Directors' Information:- V N R INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U21090AP2012PTC081525

Company & Directors' Information:- A K INDUSTRIES PVT LTD [Active] CIN = U51109WB1944PTC011764

Company & Directors' Information:- K INDUSTRIES PVT LTD [Strike Off] CIN = U99999KA1946PTC000938

Company & Directors' Information:- G I P INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U52605MH2015PTC263962

Company & Directors' Information:- C. L. INDUSTRIES PRIVATE LIMITED [Active] CIN = U27109RJ2014PTC045306

Company & Directors' Information:- P M ELECTRICAL PRIVATE LIMITED [Strike Off] CIN = U31200MH2004PTC148984

Company & Directors' Information:- R. A. M INDUSTRIES PRIVATE LIMITED [Active] CIN = U17120MH2014PTC254820

Company & Directors' Information:- S. B. INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74900PN2012PTC144181

Company & Directors' Information:- A & P INDUSTRIES PRIVATE LIMITED [Active] CIN = U36935TG2014PTC095781

Company & Directors' Information:- C & N INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U40200TG2014PTC095187

Company & Directors' Information:- B S B INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U45200TG2013PTC088059

Company & Directors' Information:- R A R INDUSTRIES PRIVATE LIMITED [Active] CIN = U74900TG2016PTC103684

Company & Directors' Information:- K S A B INDUSTRIES PRIVATE LIMITED [Active] CIN = U51909WB2012PTC181903

Company & Directors' Information:- S V S INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U36100JK2013PTC003808

Company & Directors' Information:- M R ELECTRICAL PRIVATE LIMITED [Strike Off] CIN = U29301DL1999PTC102576

Company & Directors' Information:- R D M INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U31100DL2013PTC252294

Company & Directors' Information:- M P ELECTRICAL PRIVATE LIMITED [Strike Off] CIN = U31908DL2007PTC169105

Company & Directors' Information:- A M R ELECTRICAL PRIVATE LIMITED [Active] CIN = U31909DL2005PTC137439

Company & Directors' Information:- INDUSTRIES INDIA PRIVATE LIMITED [Strike Off] CIN = U00349KA1947PTC000501

Company & Directors' Information:- A V K INDUSTRIES INDIA PRIVATE LIMITED [Strike Off] CIN = U52100KA2012PTC066761

Company & Directors' Information:- V. A. R. INDUSTRIES PRIVATE LIMITED [Active] CIN = U18209DL2020PTC369202

Company & Directors' Information:- U K J INDUSTRIES PRIVATE LIMITED [Active] CIN = U21094DL2020PTC370720

Company & Directors' Information:- I N C INDUSTRIES PRIVATE LIMITED [Active] CIN = U74999MH2020PTC350470

Company & Directors' Information:- S V INDUSTRIES PVT LTD [Strike Off] CIN = U27104WB1960PTC024715

Company & Directors' Information:- J INDUSTRIES PVT LTD [Strike Off] CIN = U18101OR1960PTC000388

Company & Directors' Information:- J R B ELECTRICAL PRIVATE LIMITED [Strike Off] CIN = U30000DL1993PTC052294

Company & Directors' Information:- B P K INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U99999MH1960PTC011841

Company & Directors' Information:- T & M INDUSTRIES LIMITED [Liquidated] CIN = U99999TN1956PLC002904

Company & Directors' Information:- INDUSTRIES (INDIA) PRIVATE LIMITED [Under Process of Striking Off] CIN = U51109BR1946PTC000228

Company & Directors' Information:- M A INDUSTRIES PVT LTD [Strike Off] CIN = U15412WB1950PTC019030

Company & Directors' Information:- INDUSTRIES INDIA PRIVATE LIMITED [Under Process of Striking Off] CIN = U60200BR1946PTC000035

Company & Directors' Information:- K INDUSTRIES LIMITED [Not available for efiling] CIN = U99999MH1946PTC005438

Company & Directors' Information:- B M K INDUSTRIES PVT LTD [Active] CIN = U99999MH1948PTC006393

Company & Directors' Information:- S K INDUSTRIES PVT LTD [Under Process of Striking Off] CIN = U99999MH1948PTC006932

Company & Directors' Information:- S K INDUSTRIES PVT LTD [Active] CIN = U15142PN1948PTC006932

Company & Directors' Information:- V B C INDUSTRIES LTD. [Not available for efiling] CIN = U99999AP2000PTC910431

    OA No. 323/2016

    Decided On, 06 February 2020

    At, Debts Recovery Tribunal Delhi

    By, THE HONORABLE JUSTICE: DHARMINDER SINGH
    By, (PRESIDING OFFICER)

   



Judgment Text


1. This original application was filed by the applicant bank i.e. HDFC Bank against the defendants for recovery of a sum of Rs. 11,24,098.17 (Rupees Eleven Lac Twenty Four Thousand Ninety Eight and paise Seventeen only) together with pendent lite and future interest @17% from 16.03.2016 till its realization.

2. Brief facts of the case are that the present OA Is filed by Shri Sudhir Yadav, Legal Manager of the Bank who is fully conversant with the facts of the case. He has submitted that he is the duly authorized representative of the bank and is empowered to file the present OA by virtue of power of attorney dated 11.02.2016.

3. As per the case of the applicant bank, defendant No. 1 is a company incorporated under the provisions of Companies Act, 1956 and defendant No. 2 and 3 are co-borrowers. The defendant No. 1 vide Board Resolution dated 12.03.2015 authorised the defendant No. 2 to avail a loan facility in the nature of Business Loan. The applicant bank considered the request of defendants and acceded to the same and sanctioned a business loan of Rs. 13.00 lacs on 12.03.2015. The said loan amount was repayable in 36 monthly installments of Rs. 46349/- each commencing from 04.04.2015 to 04.03.2018. The loan facility was duly availed by defendants.

4. In consideration of the sanction of aforementioned Business Loan the defendant No. 2 in his capacity as director of defendant No. 1 company as well as in his personal capacity as co-borrower and defendant No. 3 as co-borrower executed various loaning and security documents in favour of applicant bank on 12.03.2015 which includes Loan agreement, demand promissory note etc.

5. However, after availing the said loan facility, the defendants committed default and failed to maintain the financial discipline of the applicant bank resulting in recall of the loan by the applicant bank vide recall notice dated 18.03.2016, hence the present OA.

6. Notice of the OA were issued to the defendants. Defendants appeared through counsel and filed separate WS. Defendant No. 1 and defendant No. 3 have filed separate WS. No WS has been filed on behalf of defendant No. 2.

7. In its WS, defendant No. 1 company has admitted the availment of loan facility from the applicant bank. However, in opposition to the OA, it has been alleged that the loan was covered under the CGTMSE Scheme, but the bank has not uttered a single word upon that issue. It has also been alleged that the applicant bank has violated the guidelines issued by the RBI with regard to foreclosure charges. It is also the case of defendant No. 1 that the bank itself has violated Clause 12 of the Loan Agreement which states that foreclosure charges shall not be payable if a loan is not closed at the behest of borrower. Beside this, it has also been alleged that besides foreclosure charges, the applicant bank is also demanding additional charges of Rs. 5603/- on account of late payment charges as well as Rs. 5321/- on account of interest till date of payment. That the signatures of the defendants were obtained on blank printed forms and the bank is now misusing the same.

8. It has also been alleged that Govt. of India issued "Draft E Waste Management Rules 2015 on 10.06.2015 which have come into effect from 01.10.2016. The said Rules require electric lamp manufacturers to conduct disposal of CFL and other mercury containing lamps on their end of life by collecting them from the consumers as a consequence of which demand and sale for the specialized cement manufactured by the borrowing company got reduced drastically causing immense losses to them so much so that they under duress removed for their workers. It has also been stated that the "Electrical Lamp and Component Manufacturers Association of India & Others" have filed a Writ Petition No. 5461/2016 before the Hon'ble High Court of Delhi whose result is still awaited.

9. It has further been stated that despite facing lot of hardships, the defendant had repaid a sum of Rs. 4,17,141/- out of Rs. 13.00 lacs. Lastly, it has been alleged that the statement of account filed by the applicant bank is totally false and exaggerated and is not as per the RBI guidelines and is in contravention to the judgment of Hon'ble Apex Court in the matter of Central Bank of India Vs Ravindra & others. In nutshell, it has been prayed to dismiss the present OA.

10. Defendant No. 3 has also filed his WS on the similar lines.

11. Both the parties have led their respective evidence by way of affidavit and documents. Applicant bank has filed the affidavit of Shri Gopal Ranga (AW-1), Manager and has also proved the various loaning and security documents as Exb. AW-1/1 to Exb. AW-1/7 (colly). The Board Resolution of defendant No. 1 company is Exb. AW-1/2 and the loan application is Exb. AW-1/3. Agreement of business loan and DP note, both dated 12.03.2015 are Exb. AW-1/4 and Exb. AW-1/5 respectively. Recall notice dated 18.03.2016 is Exb. AW-1/6 and the statement of account duly certified under the Bankers Books of Evidence Act is Exb. AW-1/7 (colly).

12. Defendant No. 1 company has filed affidavit of Mr. Vijay Kakkar, director alongwith certain documents. Notification of E-Waste Management Rules 2016 is Exb. D1/1. E-Waste Management Amendment Rules 2018 notified on 22.03.2018 are Exb. D1/2. Copy of order dated 28.09.2016 passed by Hon'ble High Court of Delhi is marked as D1/C. Printed format of loan agreement is Exb. D1/D. Copy of letter dated 16.03.2015 issued by the applicant bank is Exb. D-1/E and the copy of statement of account is Exb. D1/F. The copy of ledger account of defendant No. 1 rom 01.04.2015 to 31.03.2016 is Exh. Mark-G.

13. No evidence affidavit has been filed on behalf of defendant No. 3.

14. Based on the pleadings of the parties, in my considered view, the following issues emerge for consideration:-

(i) Whether the applicant bank has got the signatures of defendants on blank documents and now misusing them.?

(ii) Whether the loan was covered under the CGTMSE Scheme of Government of India, and if so, whether any benefit of the same is given to the defendants, or not?

(iii) Whether the applicant bank has violated the guidelines issued by the RBI with regard to foreclosure charges?

(iv) Whether the E-Waste Management policy issued by the Government of India has any affect on the present loan transactions?

(v) Whether the statement of account filed by the applicant bank is false and is in contravention to RBI guidelines?

(vi) Relief?

15. I have heard the arguments advanced by the Ld. Counsel for the parties at length and perused the record. Now, hereinafter, I would like to decide the issues raised by the defendants, point-wise:

(i) Whether the applicant bank has got the signatures of defendants on blank documents and now misusing them.

The first plea of the defendants is that the applicant has obtained the signatures of the defendants on blank papers. The present defendants are not rustic villagers but well educated businessmen. Once the signature on a document is admitted, it stands proved. In such an eventuality, the burden of proof that the documents were not executed or they were executed blank, shifts on the defendants. Except bald statement in their WS, the defendants have failed to produce any cogent and independent evidence on record to show that the documents were blank when the same were signed by the defendants. It is highly improbable that they would have signed blank documents merely on the asking of the bank officials. No documentary evidence has been placed on record to show that during the period he was availing the credit facilities any such protest was lodged with the higher officials of the bank or any other government agency to this effect. It is just an after-thought and an attempt to wriggle out from their liability. This plea is otherwise a sham plea as has been held by the Hon'ble High Court in the case titled Indian Bank Vs M/s. Cheese Wafers (India) Pvt. Ltd. reported at : 76(1998) DLT 892. The present objection of the defendant is not sustainable and is hereby rejected.

(ii) Whether the loan was covered under the CGTMSE Scheme of Government of India, and if so, whether any benefit of the same is given to the defendants, or not?

I have perused the documents placed on record by both the parties Not a single document has been placed on record by the defendant or pointed out that the loan sanctioned by the applicant bank to the defendants is covered under the CGTMSE Scheme of the Government of India. It is merely a bald statement. Even otherwise also, CGTMSE Scheme does not give a license to the borrowers not to repay their outstanding amount to the banks/Fls. As per the provisions of CGTMSE Scheme, the banks have to return the amount back to the Government of India after its recovery from the defendants. CGTMSE Scheme is meant to protect the interests of the banks/Fls. This plea of the defendants has no force and the same is hereby rejected.

(iii) Whether the applicant bank has violated the guidelines issued by the RBI with regard to foreclosure charges?

It has been argued by the defendants that the applicant bank has violated the guidelines issued by the RBI with regard to foreclosure charges. It is also the case of defendant No. 1 that the Dank itself has violated Clause 12 of the Loan Agreement which states that foreclosure charges shall not be payable if a loan is not closed at the behest of borrower. Beside this, it has also been alleged that besides foreclosure charges, the applicant bank is also demanding additional charges of Rs. 5603/- on account of late payment charges as well as Rs. 5321/- on account of interest till date of payment. In support of his plea of foreclosure, Ld. counsel for the defendants relied upon para 8.2 of Monetary Policy Statement 2012-13.

I have perused para 8.2 which is reproduced by defendants in their WS in para 3. A bare perusal of the said guidelines suggests that the same are applicable only with regard to home loans. In the case in hand, the loan granted is business loan and the same are not applicable in the present case.

I have also perused clause 12 of the loan agreement (Exb. AW-1/4) which is reproduced below:-

"....If a loan is closed at the behest of the borrower(s) due to topping up/enhancement of the existing loan, foreclosure charges as applicable will be payable."
It is the case of the defendants that they have not requested the applicant bank to foreclose the account and hence the charges levied by the applicant bank towards foreclosure are illegal.

I have considered this argument of the defendants but I am not in agreement with the views expressed by the defendants. In the case in hand, the defendants have deposited only 9 installments out of 36. After the default, the applicant bank recalled the entire loan amount vide legal notice dated 18.03.2016 (Exb. AW-1/6). Vide Exb. AW-1/6, the applicant bank has recalled the entire outstanding amount of Rs. 11,24,098.17. Once the entire loan amount is recalled, the bank is well within its right to levy the foreclosure charges as per the terms and conditions of loan agreement. The bank is also entitled to claim amount towards late payment charges and interest. The loan was obtained by the defendants on 12.03.2015. Recall notice was issued on 18.03.2016. WS was filed by the defendants on 29.01.2018. During this period, the defendants have never raised any objection with the applicant bank about the foreclosure charges and other charges. Considering the entire material available on record, this plea of defendants is hereby rejected.

(iv) Whether the E-Waste Management policy issued by the Government of India has any affect on the present loan transactions?

The defendants have taken a business loan from the applicant bank after executing all the necessary loan documents in favour of the bank. Every business transaction has its own pros and cons. Change of any policy by the Government cannot affect the loan transactions entered into between the applicant bank and the defendants unless there are some specific provisions to safeguard the interests of the borrowers who have obtained loans from the banks/Fls. This plea has no force and the same is hereby rejected.

(v) Whether the statement of account filed by the applicant bank is false and is in contravention to RBI guidelines?

The statement of accounts (Exb. AW-1/7 (Colly)) filed by the applicant bank is duly certified under the Bankers Books of Evidence Act and it cannot be disbelieved unless and until proved contrary. Not a single entry has been pointed out by the defendants, which is incorrect. Mere bald allegation would not suffice the purpose. The defendants have to specifically challenge each and every entry in the statement of account with documentary evidence to substantiate their allegations. Statement of account shows that a number of cheques issued by the defendants towards installments bounced. Section 12 (7) and (8) of the Debt Recovery Tribunal (Procedure) Rules, 1993 reads as under:-

"12(7) If the defendant denies his liability to pay the claim made by the applicant, the Tribunal may act upon the affidavit of the applicant who is acquainted with the facts of the case or who has on verification of the record sworn the affidavit in respect of the contents of application and the documents as evidence.

(8) Provisions contained in Section 4 of the Bankers Books of Evidence Act, 1891 shall apply to a certified copy of an entry in a banker's book furnished alongwith the application filed under sub-section (1) of Section 19 by the applicant."

The statements of accounts placed on record by the applicant bank have been duly certified under the Bankers Books of Evidence Act. Prime facie, I have found no substance in the above allegation of defendants and the same are hereby dismissed.

(vi) Relief:

The applicant bank has filed the present OA for recovery of Rs. 11,24,098.17 together with pendent lite and future interest (5)17% p.a. from 16.03.2016 till the date of filing of this OA till its reali

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zation. Having gone through the entire material available on record, I am satisfied that the applicant bank has proved its case beyond any reasonable doubts. Defendant No. 1 is the principal borrower and defendants No. 2 and 3 are the co-borrowers. The liability of all the defendants is joint and several. In the given facts and circumstances of the case as discussed above, the OA of applicant bank is allowed with interest at the rate of 17% p.a. from 16.03.2016 till its entire realization. ORDER (i) I allow this OA and direct the defendants No. 1 to 3 to pay jointly and severally to the applicant bank within a period of 30 days, a sum of Rs. 11,24,098.17 (Rupees Eleven Lac Twenty Four Thousand Ninety Eight and paise Seventeen only) alongwith pendente lite and future interest at the rate of 17% p.a. from 16.03.2016 till its entire realisation, failing which the aforesaid amount shall be recovered from the sale of personal movable and immovable assets of these defendants. (ii) The cost of litigation be also borne by these defendants. The Applicant bank is also directed to file the revised statement of account before the Ld. Recovery Officer of this Tribunal. (iii) The recovery certificate be issued forthwith and be sent to the Recovery Officer-II, DRT-III Delhi. (iv) Parties are directed to appear before the Recovery Officer, DRT-I Delhi on 27.03.2020. (v) Copy of this Judgment and recovery certificate be sent to all the parties free of cost by registered post. (vi) File be consigned to record room.
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