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H.S. Asraf Ali v/s Travel Agents Association of India, Rep. by its President R. Sunil Kumar & Others


Company & Directors' Information:- REP CORPORATION PRIVATE LIMITED [Strike Off] CIN = U26921TN2005PTC055138

Company & Directors' Information:- AGENTS INDIA LTD [Strike Off] CIN = U20203WB1952PLC020203

Company & Directors' Information:- A. KUMAR AND COMPANY PRIVATE LIMITED [Active] CIN = U19201UP1995PTC018833

Company & Directors' Information:- R R C AND F AGENTS PVT LTD [Active] CIN = U45202CH2005PTC029330

Company & Directors' Information:- S KUMAR AND COMPANY PRIVATE LIMITED [Converted to LLP] CIN = U45203DL1964PTC117149

Company & Directors' Information:- KUMAR (INDIA) PVT LTD [Strike Off] CIN = U51909WB1986PTC041038

Company & Directors' Information:- L D AGENTS PVT LTD [Active] CIN = U51909WB1991PTC050742

Company & Directors' Information:- P KUMAR & CO PRIVATE LIMITED [Strike Off] CIN = U27105WB1998PTC087242

Company & Directors' Information:- TRAVEL INDIA PRIVATE LIMITED [Active] CIN = U63090MH2012PTC230882

Company & Directors' Information:- KUMAR L P G PRIVATE LIMITED [Strike Off] CIN = U23201DL2001PTC113203

Company & Directors' Information:- TRAVEL 4 U PRIVATE LIMITED [Strike Off] CIN = U63040KL2002PTC015752

Company & Directors' Information:- J D INDIA TRAVEL PRIVATE LIMITED [Active] CIN = U63040TN2007PTC063061

Company & Directors' Information:- SUNIL & CO PVT LTD [Active] CIN = U32109WB1984PTC037810

Company & Directors' Information:- M A N AGENTS PRIVATE LIMITED [Strike Off] CIN = U74899DL1989PTC035096

Company & Directors' Information:- M KUMAR AND CO PVT LTD [Strike Off] CIN = U18101DL1982PTC014823

Company & Directors' Information:- V T TRAVEL PRIVATE LIMITED [Active] CIN = U63090PN2012PTC145185

Company & Directors' Information:- U & I TRAVEL (INDIA) PRIVATE LIMITED [Strike Off] CIN = U63030TG2012PTC085010

Company & Directors' Information:- B N KUMAR & CO PVT LTD [Strike Off] CIN = U52341WB1941PTC010643

Company & Directors' Information:- S M ALI PVT LTD [Strike Off] CIN = U20211WB1953PTC020993

Company & Directors' Information:- TRAVEL AGENTS ASSOCIATION OF INDIA [Active] CIN = U63040MH1951NPL008693

    C.R.P.(MD). No. 2141 of 2019 & C.M.P(MD) No. 11262 of 2019

    Decided On, 15 September 2021

    At, Before the Madurai Bench of Madras High Court

    By, THE HONOURABLE MRS. JUSTICE S. ANANTHI

    For the Petitioner: H.S. Mohammed Rafi, Advocate. For the Respondents: R2, A. Arumugam, Advocate.



Judgment Text

(Prayer: Civil Revision Petition filed under Article 227 of the Constitution of India, to set aside the fair and decreetal order, dated 22.02.2019 in O.S.No. 138 of 2016 on the file of the Principal District Court, Dindigul, Dindigul District and allow this Civil Revision Petition.)1. This Civil Revision Petition has been filed to set aside the order, dated 06.07.2019 in I.A.No.62 of 2018 in C.M.A.No.27 of 2017 passed by the learned Principal District Judge, Trichirappalli and reject the appeal as not maintainable in the eye of law.2. The revision petitioner had filed a interlocutory petition in I.A.No. 62 of 2018 on the file of the Principal District Court at Trichirappalli. Earlier, the petitioner/plaintiff had filed a suit in O.S.No.324 of 2016 for declaring the show cause notices sent to the plaintiff by the defendants are one arbitrary, illegal and non est in law.3. The petitioner/plaintiff has filed a I.A.No.313 of 2016 under Order 39 Rule 1 & 2 against the respondents/defendants for interim injunction as not to take any adverse action based on the show cause notices. After enquiry, it was allowed on 05.12.2016. Aggrieved by the said order, the respondents/defendants had filed an appeal in C.M.A.No.27 of 2017 and the said C.M.A. was numbered after condoning a delay of 25 days in representing the C.M.A.4. The petitioner/plaintiff had filed I.A.No.62 of 2018 and stated that there was a delay of 249 days in representing the delay. But only 25 days of delay was condoned. Therefore, preliminary issues to be framed before disposing the CMA, he filed a petition in I.A.No.62 of 2018.5. The revision petitioner also filed CPR(PD)(MD)No.1357 of 2018 and CMP (MD)No.5863 of 2018 to dismiss the CMA as the delay was not properly calculated. The said Civil Revision Petition was disposed on 12.09.2018 and direction was issued to the Principal District Judge, Tiruchirappalli, to dispose the I.A.No.62 of 2018 before hearing the argument in C.M.A.No.27 of 2017.6. Therafter, I.A.No.62 of 2018 was heard and the same was dismissed on 06.07.2019 by the learned Principal District Judge, Trichirappalli, on merits. Aggrieved by the said order, this Civil Revision Petition is filed.7. Heard Mr.H.S.Mohammed Rafi, learned counsel appearing for the petitioner and Mr.A.Arumugam, learned counsel appearing for R-2. Perused the material documents placed on record.8. On perusal of records, I.A.No.62 of 2018 was filed for delay of condonation in presenting the C.M.A.No.27 of 2017. The main contention of the petitioner is that the respondents have represented the returned Appeal papers four times with condonation of delay applications, that they have not properly calculated the delayed days and they have mentioned incorrect and wrong number of delayed days and obtained orders from the Court, that they mislead the registry of this Court and that though the total number of delayed days is more that 249 days, they have mentioned minimum days and obtained orders therefore. It is the further case of the petitioner that the Appeal was presented on 03.01.2017 and the same was returned for rectifications of defects on 05.01.2017, that the respondents have represented the returned papers on 29.04.2017 and again Appeal papers were returned on 05.06.2017, that the same was represented on 24.08.2017, that the registry had again returned the Appeal papers on 31.08.2017 and the same was representated on 25.10.2017 and that though there was a total delay on 249 days, they have obtained orders for least number of days. No doubt, on perusal of records, it is seen that the respondents have originally presented the Appeal on 03.01.2017 and the same was returned for some rectification of defects on 05.01.2017, that thereafter, the respondents represented the same on 29.04.2017 and the same was again returned on 05.06.2017, that the respondents represented the same on 24.08.2017 and the same was again returned on 31.08.2017 and that the respondents have represented again on 25.10.2017 and the Appeal was numbered on 26.10.2017.9. The respondents/appellants in CMA have wrongly calculated the delayed days and obtained an order of condonation of delay. But, the appellate Court already condoned the delay and numbered the CMA. To condone the delay in representation is a matter between the Court and appellants. But the appellant has to explain the delay properly and correctly. Already CMA was numbered. Both the parties should cooperate to dispose the CMA.10. I.A.No.62 of 2018 even if the Court found that the delay calculated is wrong in filing CMA. The respondents/appellants should pay some costs for wrongly calculated the days in filing CMA. But, CMA was already numbered. At this stage, this Court is not inclined to interfere with the order.11. But the main relief in the suit is declaration of a show cause notice is invalid. The suit is of t

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he 2016. Both parties should cooperate to dispose the suit itself.12. In view of the foregoing reasons, direction was issued to the II Additional Subordinate Judge, Trichy, to dispose the suit in O.S.No.324 of 2016 without prejudice the pendency of C.M.A.No.27 of 2017, within a period of two months, from the date of receipt of copy of the order, since main relief can be decided in the suit only.13. With the above observations, this Civil Revision Petition stands closed. No Costs. Consequently, connected miscellaneous petition is closed.
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