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Hari Om Properties Private Limited v/s B. Dutta


Company & Directors' Information:- A.T. PROPERTIES PRIVATE LIMITED [Converted to LLP] CIN = U45201DL2003PTC121997

Company & Directors' Information:- HARI OM PROPERTIES PRIVATE LIMITED [Amalgamated] CIN = U74899DL1988PTC031623

Company & Directors' Information:- P AND P PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U45201GJ1987PTC009915

Company & Directors' Information:- H A PROPERTIES PRIVATE LIMITED [Active] CIN = U70101DL1997PTC089386

Company & Directors' Information:- R PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U70101OR2009PTC011302

Company & Directors' Information:- HARI PROPERTIES PRIVATE LIMITED [Active] CIN = U45209TN2016PTC103683

    Suit No. 522-A of 1989

    Decided On, 15 October 1990

    At, High Court of Delhi

    By, THE HONOURABLE MR. JUSTICE MOHINDER NARAIN

    For the Appearing Parties : ------



Judgment Text

The Judgment was delivered by :


This is a petition u/s. 20 of the Arbitration Act for filing an agreement containing an arbitration clause between the parties. It is to be found in a collaboration agreement dated 21-11-1988.


2. The effect of entertaining this petition u/S. 20 of the Arbitration Act, would be to have an arbitrator specifically perform a collaboration agreement which is in connection with construction of a multi-storeyed building on plot No. C-C/15, Kalkaji, New Delhi, the said plot being about 1145 sq. yds.


3. In my judgment reported as 1990 (3) D.D. 325 (1990 Raj. LR 454) Sulochna Uppal v. Surinder Sheel, I have taken the view that it is only the courts that can decree specific performance of contracts, in view of the principles laid down by the Privy Council, and the Supreme Court, referred to and relied upon in that judgment, namely, that when a statute requires a thing to be done in a particular manner, it must be done in that manner, or not at all. All other methods are forbidden. Under the Specific Relief Act, only Courts can grant specific performance in accordance with that Act, arbitrator cannot. An award by an arbitrator appointed under Arbitration Act, can at best direct specific performance. This can only be done by Court, if at all, in the manner postulated by the Specific Relief Act; the Arbitration Act cannot be invoked for that purpose. The Arbitration Act method is a forbidden method.


4. In my view, this petition cannot be entertained in this from u/S. 20 for the same reasons, which have been mentioned by me in the aforesaid judgment.


5. Accordingly, I hold that in view of the provisions of the Specific Relief Act, this petition u/S. 20 for enforcement of a collaboration agreement to construct on plot No. C-C/15, Kalkaji, is not maintainable. The petitioner has no cause of action under the Arbitration Act for main

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taining this petition. The petitioner may have such rights, as he may have under the Specific Relief Act, but that is not the subject matter of the controversy in the present case.Petition rejected u/O. 7, R. 2, C.P.C.
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