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IDBI Bank Ltd. v/s Mbl Infrastructures Ltd. & Others


Company & Directors' Information:- IDBI BANK LIMITED [Active] CIN = L65190MH2004GOI148838

Company & Directors' Information:- IDBI BANK LIMITED [Amalgamated] CIN = L65925MP1994PLC008624

Company & Directors' Information:- MBL INFRASTRUCTURES LIMITED [Active] CIN = L27109WB1995PLC073700

Company & Directors' Information:- C K INFRASTRUCTURES LIMITED [Active] CIN = U70200DL1997PLC089706

Company & Directors' Information:- D B INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U04520MP2006PTC018493

Company & Directors' Information:- R S INFRASTRUCTURES LIMITED [Active] CIN = U45201PB1997PLC020316

Company & Directors' Information:- K R INFRASTRUCTURES LIMITED [Active] CIN = U73100TG1992PLC013995

Company & Directors' Information:- MBL AND COMPANY LIMITED [Active] CIN = U74899HR1995PLC041583

Company & Directors' Information:- I M B INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U70102DL2009PTC195079

Company & Directors' Information:- Y K M INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45202CH2006PTC029960

Company & Directors' Information:- R 3 INFRASTRUCTURES LIMITED [Active] CIN = U45400DL2014PLC268953

Company & Directors' Information:- P G M INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U01119AP2007PTC054326

Company & Directors' Information:- N H INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45209CH2010PTC032243

Company & Directors' Information:- Y D INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U70102UP2009PTC037603

Company & Directors' Information:- C 4 INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45201MH2013PTC242843

Company & Directors' Information:- B S V R INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45209TG2009PTC064901

Company & Directors' Information:- V AND K INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45200TG2001PTC036581

Company & Directors' Information:- J L INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45200TN2008PTC066965

Company & Directors' Information:- T & C INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U70102TG2008PTC060995

Company & Directors' Information:- U R C INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45200TG2008PTC058894

Company & Directors' Information:- R V A INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U70102UP2013PTC056289

Company & Directors' Information:- S R G INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U74110DL2005PTC134967

Company & Directors' Information:- S R G INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U70101DL2005PTC134967

Company & Directors' Information:- N. C. R. INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45400UP2008PTC034623

Company & Directors' Information:- P T INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U51909DL2007PTC159635

Company & Directors' Information:- S. L. INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45203PB2007PTC031300

Company & Directors' Information:- V C H INFRASTRUCTURES PRIVATE LIMITED [Under Process of Striking Off] CIN = U45203KL2011PTC028762

Company & Directors' Information:- P A INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45208TN2009PTC071929

Company & Directors' Information:- A E K INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45309TN2009PTC071702

Company & Directors' Information:- K G N INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U74200DL2007PTC167982

Company & Directors' Information:- M A M INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U70109KA2012PTC062160

Company & Directors' Information:- P N INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45201OR2010PTC012647

Company & Directors' Information:- R S INFRASTRUCTURES INDIA PRIVATE LIMITED [Strike Off] CIN = U45206TN2013PTC091533

Company & Directors' Information:- J S K INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45200MH2005PTC156097

Company & Directors' Information:- S A INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45400WB2013PTC192691

Company & Directors' Information:- L & W INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45200DL2008PTC182372

Company & Directors' Information:- K R R INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U70102TG2008PTC061194

Company & Directors' Information:- INFRASTRUCTURES PRIVATE LIMITED [Under Process of Striking Off] CIN = U45200JH2007PTC012792

Company & Directors' Information:- S AND A INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45206UR2012PTC000345

Company & Directors' Information:- J & K INFRASTRUCTURES LIMITED [Active] CIN = U40101JK2009PLC003034

Company & Directors' Information:- V. J. S. INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U74999UP2008PTC035636

Company & Directors' Information:- K R M INFRASTRUCTURES (INDIA) PRIVATE LIMITED [Strike Off] CIN = U45209TG2011PTC073850

Company & Directors' Information:- M D INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45201CH2001PTC024224

Company & Directors' Information:- V K INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45400UP2008PTC034415

Company & Directors' Information:- K Y INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45201DL2004PTC127815

Company & Directors' Information:- A K C INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45200KL2010PTC025716

Company & Directors' Information:- D N D INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45203PN2008PTC133243

Company & Directors' Information:- G V R INFRASTRUCTURES INDIA PRIVATE LIMITED [Strike Off] CIN = U45209AP2008PTC059504

Company & Directors' Information:- K & K INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U74120KA2006PTC040900

Company & Directors' Information:- A & G INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U31900PB2012PTC036358

Company & Directors' Information:- Y R INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45201RJ2015PTC047298

Company & Directors' Information:- U D INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45400MH2010PTC203382

Company & Directors' Information:- J W INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U74120MH2015PTC268554

Company & Directors' Information:- G AND G INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45200MH2004PTC147316

Company & Directors' Information:- A. N. Y. INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45206MH2013PTC243735

Company & Directors' Information:- J V S M S INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45200TG2010PTC070371

Company & Directors' Information:- K S V V INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45209TG2010PTC069359

Company & Directors' Information:- A V R INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45400DL2009PTC186399

Company & Directors' Information:- A P S INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U70109DL2013PTC248564

Company & Directors' Information:- R R INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U70109DL2006PTC150324

Company & Directors' Information:- S D P INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45200HR2013PTC048666

Company & Directors' Information:- B P K INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45203KA2009PTC049331

Company & Directors' Information:- T M R INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45400TG2007PTC054647

    Company Appeal (AT) (Insolvency) Nos. 194, 225, 235 of 2018 & 268 of 2019

    Decided On, 16 August 2019

    At, National Company Law Appellate Tribunal

    By, THE HONOURABLE MR. JUSTICE S.J. MUKHOPADHAYA
    By, CHAIRPERSON & THE HONOURABLE MR. JUSTICE BANSILAL BHAT
    By, JUDICIAL MEMBER

    For the Appellant: Ramji Srinivasan, Sr. Advocate, Bishwajit Dubey, Srideepa Bhattacharya, V. Seshagiri, Siddharth Sachar, Shubhangi Mehrish, Shreyas S. Johri, Anchit Tripathi, Karan Bhambri, Sanjay Kapur, Megha Karnwal, Harshal Narayan, Nikhil Ramdev, Alok Dhir, Varsha Banerjee, Milan Singh Negi, Kunal Godhwani, Juhi Bhambhani, Advocates. For the Respondents: Ratnako Banerjee, Amit Sibal, Arun Kathpalia, Ratnako Banerjee, Sr. Advocates, Amit Sibal, Arun Kathpalia, Sameer Rohatgi, Akshit Pradhan, Anusuya Salwan, Nikita Salwan, Kunal Kohli, Advocates.



Judgment Text


S.J. Mukhopadhaya, Chairperson

1. On an application under Section 7 of the ‘Insolvency and Bankruptcy Code, 2016’ (for short, ‘the I&B Code’) filed by the ‘RBL Bank Limited’ (financial creditor) ‘Corporate Insolvency Resolution Process’ was initiated against ‘MBL Infrastructures Limited’ (corporate debtor). By impugned order dated 18th April, 2018, the Adjudicating Authority (National Company Law Tribunal), Kolkata Bench, Kolkata while disposed of 3 applications filed under Sub-section (5) of Section 60 of the ‘I&B Code’, approved the ‘resolution plan’ submitted by the 3rd respondent – ‘Mr. Anjanee Kumar Lakhotia after allowing exclusion of 106 days for the purpose of counting 270 days of resolution period. The Adjudicating Authority noticed that the ‘committee of creditors’ has approved ‘resolution plan’ with voting share of 78.50% and the plan meets the requirements of Sub-section (2) of Section 30 of the ‘I&B Code’.

2. Appellants - ‘IDBI Bank Limited’, ‘Bank of Baroda’, ‘Bank of India’ and ‘State Bank of India’ are the dissenting financial creditors, who have challenged the approval of the plan on the grounds as discussed below.

3. According to the appellants, 3rd respondent - ‘Mr. Anjanee Kumar Lakhotia’ is ‘the Promoter’ and ‘Chairman & Managing Director’ of ‘MBL Infrastructure Ltd.’ (corporate debtor) and is ineligible under Section 29A(h) of the ‘I&B Code’.

4. Learned Counsel appearing on behalf of the appellants also raised the question of viability and feasibility of the ‘resolution plan’ on different counts.

5. It was submitted that the liquidation value of the ‘corporate debtor’ is Rs. 269.90 crores excluding the amount of Rs. 1708.03 crores realizable from the debtors/cash accruals/sale of investments, which should have been part of the liquidation value. In the revised resolution plan, the 3rd respondent has proposed to infuse Rs. 128.30 crores as against the total payment of Rs. 1890 crores under the ‘resolution plan’.

6. It was submitted that the total debt of ‘financial creditors’ is Rs. 1480.17 crores whereas the percentage-wise repayment to the ‘financial creditors’ proposed is as follows:

(i) In form of cash :

25.70% i.e. Rs. 390.62 crores - to be paid over a period of 8.5 years.

(ii) In form of Non-convertible Debentures (NCDS) :

74.30% i.e. Rs. 1188.34 crores – redeemable after 8 years.

7. Total upfront payment proposed in favour of the ‘financial creditor’ is Rs. 59.86 crores excluding ‘non-convertible debentures’ amounting to Rs. 1188.34 crores, redeemable after 8 years. On the other hand, a sum of Rs. 70.28 crores proposed for payment (excluding statutory dues), no upfront payment has been shown. It was submitted that the total debt of ‘operational creditors’ is Rs. 157.91 crores; for workmen/employees : Rs. 14.55 crores and statutory dues : Rs. 47.97 crores but the period of implementation of ‘resolution plan’ proposed is 8.5 years. Therefore, according to the appellants the ‘resolution plan’ is not ‘viable’ and ‘feasible’ in the eye of law nor meets the commercial aspect.

8. It was also submitted that the ‘resolution applicant’ - ‘Mr. Anjanee Kumar Lakhotia’ is ineligible in terms of Section 29A(h) of the I&B Code being a personal guarantor to ‘RBL Bank Limited’ on whose application ‘Corporate Insolvency Resolution Process’ was initiated and personal guarantee has been invoked by the ‘RBL Bank Limited’ on 23rd January, 2017 due to defaulted amount of Rs. 7,16,46,626/-.

9. Insofar as ‘State Bank of India’ is concerned, it is submitted that ‘Mr. Anjanee Kumar Lakhotia’ is also a personal guarantor, which was invoked by ‘State Bank of India’ on 2nd March, 2017 for default in payment of Rs. 56,46,71,807/- by the principal borrower.

10. Insofar as ‘IDBI Bank’ is concerned, it is submitted that ‘Mr. Anjanee Kumar Lakhotia’ is a personal guarantor, which was invoked on 27th July, 2018 as the principal borrower failed to pay the debt of Rs. 115,08,15,309/-.

11. Similarly, ‘Mr. Anjanee Kumar Lakhotia’ is also a personal guarantor of ‘State Bank of India’ in another matter, in respect of which personal guarantee has not been invoked. He is also a member of the consortium of ‘Bank of Baroda’, which has preferred one of the appeals. However, with regard to the ‘Bank of India’ no relationship has been shown.

12. Learned Counsel for the appellant(s) submitted that the ‘resolution plan’ was not approved by ‘committee of creditors’ with requisite majority. The original plan was put to vote in the meeting of the ‘committee of creditors’ held on 21st December, 2017 and in terms of Sub-section (4) of Section 30, it was approved by voting share of 68.50% which was not sufficient for the approval of the ‘resolution plan’ as on the date of approval amended provision of the ‘I&B Code’ was not applicable.

13. It was further submitted that time limit of ‘Corporate Insolvency Resolution Process’ completed on 25th December, 2017 and no ‘committee of creditors’ meeting was held pursuant to the decision dated 21st December, 2017. After 25th December, 2017, the ‘resolution-applicant’ – ‘Mr. Anajee Kumar Lakhotia’ filed an application bearing CA(IB) No. 50 of 2018 before the Adjudicating Authority for issuance of notices to the ‘committee of creditors’, who dissented or abstained from the voting. The Adjudicating Authority on 15th January, 2018 issued notice to the dissenting creditors as also to those who were absent. Subsequently, consent was given by the ‘Indian Overseas Bank’ and ‘Bank of Maharashtra’ on 31st January, 2018 and the ‘resolution plan’ was approved with consent of 78.15% voting share. In this background on the application filed by the ‘resolution applicant’, the Adjudicating Authority while excluded 106 days for the purpose of counting 270 days (i.e. the period of litigation and non-progress of the ‘Corporate Insolvency Resolution Process’) simultaneously approved the ‘resolution plan’.

14. ‘Resolution applicant’ on its appearance has denied that he is ineligible in terms of Section 29A(h) of the ‘I&B Code’. It was submitted that ‘MBL Infrastructure Ltd.’ is listed company on ‘Bombay Stock Exchange’ (BSE) and the ‘National Stock Exchange (NSE) and have 23,000 shareholders, more than 1,000 suppliers and about 2,500 employees were working between the years 1995 to 2016. According to him, ‘MBL Infrastructure Ltd.’ was consistently growing and there was never any irregularity in the Bank accounts. It had paid the Income-tax of Rs. 122.62 crores, Rs. 5.12 crores of dividend distribution tax and further taxes of Rs. 89.17 crores for the financial years 2010 to 2016. ‘MBL Infrastructure Ltd.’ has serviced interest, finance charges and Bank guarantee commission of Rs. 459.58 crores. ‘MBL Infrastructure Ltd.’ has paid salary and wages to the tune of Rs. 176.93 crores during the financial years 2010 to 2016. Despite different adverse trade cycles, it survived. The reasons for the liquidity constrains was non-availability of need based and cancellation of two BOT projects due to non-release of sanctioned limits by Banks, as also delay in realization of receivables, non-issuance of LC/BGs within the sanctioned limits by some of the consortium Banks, blockage of money in nearly completed projects, continued debt servicing despite inadequate cash accruals etc. After due discussions in ‘committee of creditors’ these have been recorded in TEV Study and Resolution Plan. During the ‘Corporate Insolvency Resolution Process’ between 30th March, 2017 to 18th April, 2018, the ‘financial creditors’ were in the control of the company through ‘resolution professional’ and during the said period ‘Stock and Receivables Audit’, ‘Concurrent Audit’ and ‘Forensic Audit’ was conducted by auditors empanelled with ‘State Bank of India’ and unanimously approved by the ‘committee of creditors’. Statutory audit was also conducted and no irregularity was found. The ‘committee of creditors’ or the ‘auditors’ or ‘external agencies’ appointed by the ‘committee of creditors’ had not found any malfeasance on the part of the promoter or the management of the company. The ‘resolution professional’ controlled by the ‘committee of creditors’ also certified that no fraud or irregularity in transactions was found during the ‘Corporate Insolvency Resolution Process’ as well as last 2 years prior to the said period.

15. It was submitted that ‘improved resolution plan’ dated 22nd November, 2017 has been approved with 78.50% of voting share of the ‘committee of creditors’. The source of fund as per ‘Techno Economic Viability (TEV) Study Report dated 2nd December, 2017 were taken into consideration. The PNB Investments Services Limited was unanimously appointed by the ‘committee of creditors’ as its financial advisors which carried out the ‘TEV Study Report’ on 22nd November, 2017. Having noticed the TEV Study Report about viability and feasibility and including the study report, the committee of creditors approved the ‘resolution plan’. It was submitted that the ‘resolution plan’ was submitted by the ‘resolution applicant’ prior to 23rd November, 2017 i.e. before the amendment of the ‘I&B Code’ and introduction of Section 29A. The eligibility of ‘resolution applicant’ became an issue which was raised before the Adjudicating Authority and by order dated 18th December, 2017 the Adjudicating Authority held that the ‘resolution applicant’ was eligible and not barred by Sections 29A(c) & (h). The said decision of the Adjudicating Authority declaring the ‘resolution applicant’ not barred under Sections 29A(c) and (h) was challenged by the ‘RBL Bank Limited’ and ‘Punjab National Bank’ before this Appellate Tribunal which was not entertained and subsequently disposed of as withdrawn on 23rd March, 2018 but without liberty to the Banks to raise the same issue in any other appeal.

16. From the aforesaid fact, we find that the appellants earlier raised the question of ineligibility of the ‘resolution applicant’, which was not accepted by this Appellate Tribunal and the appeals preferred by the two appellant Banks were dismissed as withdrawn without any liberty to raise such issue again before this Appellate Tribunal.

17. So far as the feasibility and viability of the resolution plan is concerned, the Hon’ble Supreme Court in Swiss Ribbons Pvt. Ltd. &Anr. v. Union of India &Ors., I (2019) BC 259 (SC)=I (2019) SLT 561=(2019) 4 SCC 17, observed :

73. Under the Code, the committee of creditors is entrusted with the primary responsibility of financial restructuring. They are required to assess the viability of a corporate debtor by taking into account all available information as well as to evaluate all alternative investment opportunities that are available. The committee of creditors is required to evaluate the resolution plan on the basis of feasibility and viability. Thus, Section 30(4) states:

“30. Submission of resolution plan.

(1)

(3) * * *

(4) The committee of creditors may approve a resolution plan by a vote of not less than sixty-six per cent of voting share of the financial creditors, after considering its feasibility and viability, and such other requirements as may be specified by the Board:

Provided that the committee of creditors shall not approve a resolution plan, submitted before the commencement of the Insolvency and Bankruptcy Code (Amendment) Ordinance, 2017, where the resolution applicant is ineligible under Section 29-A and may require the resolution professional to invite a fresh resolution plan where no other resolution plan is available with it:

Provided further that where the resolution applicant referred to in the first proviso is ineligible under Clause (c) of Section 29-A, the resolution applicant shall be allowed by the committee of creditors such period, not exceeding thirty days, to make payment of overdue amounts in accordance with the proviso to Clause (c) of Section 29-A:

Provided also that nothing in the second proviso shall be construed as extension of period for the purposes of the proviso to Sub-section (3) of Section 12, and the corporate insolvency resolution process shall be completed within the period specified in that sub-section:

Provided also that the eligibility criteria in Section 29-A as amended by the Insolvency and Bankruptcy Code (Amendment) Ordinance, 2018 (Ordinance 6 of 2018) shall apply to the resolution applicant who has not submitted resolution plan as on the date of commencement of the Insolvency and Bankruptcy Code (Amendment) Ordinance, 2018.”

74. It is important to bear in mind that once the resolution plan is approved by the committee of creditors and thereafter by the Adjudicating Authority, the aforesaid plan is binding on all stakeholders as follows:

“31. Approval of resolution plan—(1) If the Adjudicating Authority is satisfied that the resolution plan as approved by the committee of creditors under Sub-section (4) of Section 30 meets the requirements as referred to in Sub-section (2) of Section 30, it shall by order approve the resolution plan which shall be binding on the corporate debtor and its employees, members, creditors, guarantors and other stakeholders involved in the resolution plan:

Provided that the Adjudicating Authority shall, before passing an order for approval of resolution plan under this sub-section, satisfy that the resolution plan has provisions fo

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r its effective implementation.” 75. Since the financial creditors are in the business of money-lending, Banks and financial institutions are best equipped to assess viability and feasibility of the business of the corporate debtor. Even at the time of granting loans, these Banks and Financial Institutions undertake a detailed market study which includes a techno-economic valuation report, evaluation of business, financial projection, etc. Since this detailed study has already been undertaken before sanctioning a loan, and since financial creditors have trained employees to assess viability and feasibility, they are in a good position to evaluate the contents of a resolution plan. On the other hand, operational creditors, who provide goods and services, are involved only in recovering amounts that are paid for such goods and services, and are typically unable to assess viability and feasibility of business. The BLRC Report, already quoted above, makes this abundantly clear.” 18. As the ‘committee of creditors’, by majority voting share of 78.50%, has approved the plan after taking into consideration the techno-economic report relating to viability and feasibility of the resolution plan and viability of the ‘corporate debtor’, this Appellate Tribunal cannot sit in appeal in absence of any discrimination or unequal treatment of similarly situated ‘financial creditors’ or ‘operational creditors’. We find no merit in these appeals. They are accordingly dismissed. No costs.
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