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



Magic Eye Developers Pvt. Ltd. v/s Green Edge Infra Pvt. Ltd. & Others


Company & Directors' Information:- MAGIC EYE DEVELOPERS PRIVATE LIMITED [Active] CIN = U45400DL2007PTC162243

Company & Directors' Information:- K V DEVELOPERS PRIVATE LIMITED [Active] CIN = U70102DL2012PTC241987

Company & Directors' Information:- J T L INFRA LIMITED [Active] CIN = L27106CH1991PLC011536

Company & Directors' Information:- A TO Z DEVELOPERS LIMITED [Active] CIN = U70200UP2007PLC034064

Company & Directors' Information:- D AND S DEVELOPERS PRIVATE LIMITED [Amalgamated] CIN = U45201DL2004PTC126849

Company & Directors' Information:- H N COMPANY INFRA PRIVATE LIMITED [Active] CIN = U45201NL2005PTC007743

Company & Directors' Information:- T C M C DEVELOPERS LIMITED [Active] CIN = U45400UP2008PLC035243

Company & Directors' Information:- V K C DEVELOPERS PRIVATE LIMITED [Active] CIN = U70100KA2007PTC042245

Company & Directors' Information:- A L M DEVELOPERS PRIVATE LIMITED [Active] CIN = U70102UP2010PTC041214

Company & Directors' Information:- N A R INFRA PRIVATE LIMITED [Active] CIN = U45209TG2010PTC066556

Company & Directors' Information:- J G DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45200MH2006PTC158684

Company & Directors' Information:- I T DEVELOPERS PRIVATE LIMITED [Active] CIN = U45201DL2006PTC144738

Company & Directors' Information:- T AND T INFRA PRIVATE LIMITED [Active] CIN = U45200PN2012PTC144893

Company & Directors' Information:- GREEN INDIA CORPORATION LIMITED [Strike Off] CIN = U01122HP1997PLC020210

Company & Directors' Information:- S R C INFRA PRIVATE LIMITED [Active] CIN = U45200KA2014PTC073052

Company & Directors' Information:- C S M DEVELOPERS PRIVATE LIMITED [Active] CIN = U04520MP2005PTC017927

Company & Directors' Information:- S G F INFRA PRIVATE LIMITED [Active] CIN = U45400JK2013PTC003837

Company & Directors' Information:- R K R DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45201KA2008PTC046539

Company & Directors' Information:- D N J DEVELOPERS PRIVATE LIMITED [Active] CIN = U70109AP2011PTC090762

Company & Directors' Information:- D N J DEVELOPERS PRIVATE LIMITED [Active] CIN = U70109TN2011PTC114123

Company & Directors' Information:- D S R DEVELOPERS PRIVATE LIMITED [Active] CIN = U45201HR2005PTC035816

Company & Directors' Information:- H D V S DEVELOPERS LIMITED [Active] CIN = U45201WB2004PLC198667

Company & Directors' Information:- AMP INFRA PRIVATE LIMITED [Active] CIN = U45400DL2014PTC269040

Company & Directors' Information:- K K B DEVELOPERS PRIVATE LIMITED [Active] CIN = U70100MH2003PTC140111

Company & Directors' Information:- M C DEVELOPERS CO PRIVATE LIMITED [Active] CIN = U45201WB2005PTC103500

Company & Directors' Information:- R E INFRA PRIVATE LIMITED [Active] CIN = U74999MH2007PTC175255

Company & Directors' Information:- P A R Y DEVELOPERS PRIVATE LIMITED [Active] CIN = U45201DL2004PTC127656

Company & Directors' Information:- M Y C INFRA PRIVATE LIMITED [Active] CIN = U45400UP2013PTC055996

Company & Directors' Information:- N R S DEVELOPERS PRIVATE LIMITED [Active] CIN = U70102DL2007PTC161223

Company & Directors' Information:- A R INFRA PRIVATE LIMITED [Active] CIN = U45202AS2008PTC008561

Company & Directors' Information:- B K DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45201KA2006PTC038528

Company & Directors' Information:- C L DEVELOPERS PVT LTD [Active] CIN = U45400WB1990PTC050024

Company & Directors' Information:- S & S INFRA DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U70101KA2009PTC050697

Company & Directors' Information:- D A P DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U70101WB1997PTC086055

Company & Directors' Information:- R K INFRA(INDIA) PRIVATE LIMITED [Active] CIN = U45201KA2010PTC054009

Company & Directors' Information:- K K S DEVELOPERS INDIA PRIVATE LIMITED [Active] CIN = U45202UR2005PTC031113

Company & Directors' Information:- D B DEVELOPERS LIMITED [Active] CIN = U45202PN1999PLC013957

Company & Directors' Information:- A. M. DEVELOPERS (INDIA) PRIVATE LIMITED [Active] CIN = U70102KA2007PTC044101

Company & Directors' Information:- B R DEVELOPERS PRIVATE LIMITED. [Active] CIN = U45201AS2008PTC008562

Company & Directors' Information:- P P DEVELOPERS PVT LTD [Active] CIN = U70101WB1989PTC045879

Company & Directors' Information:- I V INFRA PRIVATE LIMITED [Active] CIN = U45309PB2008PTC031932

Company & Directors' Information:- M & B INFRA LIMITED [Active] CIN = U70109PB2012PLC036738

Company & Directors' Information:- R D DEVELOPERS PVT LTD [Active] CIN = U45201WB1987PTC042181

Company & Directors' Information:- K R J DEVELOPERS PRIVATE LIMITED [Active] CIN = U67100TN2011PTC082403

Company & Directors' Information:- V M V DEVELOPERS PRIVATE LIMITED [Active] CIN = U70109DL2006PTC149676

Company & Directors' Information:- C S R DEVELOPERS PRIVATE LIMITED [Active] CIN = U70101WB2005PTC102513

Company & Directors' Information:- G R DEVELOPERS PVT LTD [Strike Off] CIN = U70109WB1995PTC074531

Company & Directors' Information:- M L DEVELOPERS PRIVATE LIMITED [Active] CIN = U45200MH2004PTC149835

Company & Directors' Information:- K S DEVELOPERS PRIVATE LIMITED [Converted to LLP] CIN = U45201DL2005PTC139269

Company & Directors' Information:- B F D DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45202KA2011PTC056938

Company & Directors' Information:- P A V DEVELOPERS PRIVATE LIMITED [Active] CIN = U45400UP2007PTC033209

Company & Directors' Information:- R R INFRA DEVELOPERS PRIVATE LIMITED [Active] CIN = U45201OR2010PTC011713

Company & Directors' Information:- P R S S DEVELOPERS PRIVATE LIMITED [Active] CIN = U45204TN2007PTC062946

Company & Directors' Information:- E D DEVELOPERS PRIVATE LIMITED [Active] CIN = U45400MH2011PTC216103

Company & Directors' Information:- A H INFRA LIMITED [Active] CIN = U31501WB2010PLC155151

Company & Directors' Information:- N. C. DEVELOPERS PRIVATE LIMITED [Active] CIN = U70109PB2008PTC031764

Company & Directors' Information:- S K J DEVELOPERS PRIVATE LIMITED [Active] CIN = U70101WB1997PTC085004

Company & Directors' Information:- D V R DEVELOPERS PRIVATE LIMITED [Active] CIN = U74899DL1995PTC074520

Company & Directors' Information:- M D DEVELOPERS PRIVATE LIMITED [Active] CIN = U45201DL2002PTC117983

Company & Directors' Information:- V & H INFRA PRIVATE LIMITED [Active] CIN = U45203MH2008PTC181787

Company & Directors' Information:- P R DEVELOPERS PRIVATE LIMITED [Active] CIN = U70200UP2006PTC032443

Company & Directors' Information:- A V DEVELOPERS PRIVATE LIMITED [Active] CIN = U74899DL1994PTC062929

Company & Directors' Information:- C C V DEVELOPERS PVT LTD [Active] CIN = U45400WB2006PTC107143

Company & Directors' Information:- M. R. INFRA DEVELOPERS PRIVATE LIMITED [Active] CIN = U70102UP2011PTC046929

Company & Directors' Information:- M N DEVELOPERS PRIVATE LIMITED [Active] CIN = U45400DL2007PTC164779

Company & Directors' Information:- V S DEVELOPERS PRIVATE LIMITED [Active] CIN = U74899DL2000PTC105589

Company & Directors' Information:- V M DEVELOPERS PRIVATE LIMITED [Converted to LLP] CIN = U45201DL2004PTC130706

Company & Directors' Information:- V. A. DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45200DL2007PTC159386

Company & Directors' Information:- N K C M DEVELOPERS PRIVATE LIMITED [Active] CIN = U45201TZ2008PTC014266

Company & Directors' Information:- R. B. M. DEVELOPERS PRIVATE LIMITED [Active] CIN = U70102DL2008PTC183937

Company & Directors' Information:- A K DEVELOPERS PVT LTD [Active] CIN = U70101WB1996PTC081098

Company & Directors' Information:- S G P DEVELOPERS PRIVATE LIMITED [Active] CIN = U70181DL2005PTC132775

Company & Directors' Information:- J P L DEVELOPERS PRIVATE LIMITED [Active] CIN = U74899DL1994PTC063657

Company & Directors' Information:- S R U INFRA PRIVATE LIMITED [Active] CIN = U70102UP2014PTC065614

Company & Directors' Information:- S G U INFRA PRIVATE LIMITED [Active] CIN = U70102UP2015PTC071682

Company & Directors' Information:- J B T INDIA DEVELOPERS PVT LTD [Active] CIN = U70101TG2006PTC101984

Company & Directors' Information:- B. D. S. K. DEVELOPERS PRIVATE LIMITED [Active] CIN = U70109DL2006PTC154062

Company & Directors' Information:- H S INFRA DEVELOPERS PRIVATE LIMITED [Active] CIN = U45400WB2010PTC142904

Company & Directors' Information:- S M K DEVELOPERS PRIVATE LIMITED [Active] CIN = U45201DL2005PTC139327

Company & Directors' Information:- H & Z DEVELOPERS PRIVATE LIMITED [Active] CIN = U70101AS2004PTC007381

Company & Directors' Information:- B M DEVELOPERS PRIVATE LIMITED [Active] CIN = U45400WB2007PTC114990

Company & Directors' Information:- H A DEVELOPERS PRIVATE LIMITED [Active] CIN = U45201DL1997PTC090629

Company & Directors' Information:- GREEN INDIA DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U70102DL2014PTC271084

Company & Directors' Information:- N P C DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45201KA1995PTC018516

Company & Directors' Information:- P M DEVELOPERS PRIVATE LIMITED [Active] CIN = U70102WB2006PTC107087

Company & Directors' Information:- N. S. INFRA PRIVATE LIMITED [Active] CIN = U45200UP2021PTC142424

Company & Directors' Information:- T G DEVELOPERS PRIVATE LIMITED [Active] CIN = U45200MH1996PTC099741

Company & Directors' Information:- R J DEVELOPERS PRIVATE LIMITED [Active] CIN = U70200DL2011PTC215579

Company & Directors' Information:- S T DEVELOPERS COMPANY PVT LTD [Active] CIN = U70101WB1992PTC057111

Company & Directors' Information:- S P A DEVELOPERS PRIVATE LIMITED [Active] CIN = U70200WB2010PTC147306

Company & Directors' Information:- A. S. M. Z DEVELOPERS PRIVATE LIMITED [Active] CIN = U45400WB2010PTC144894

Company & Directors' Information:- C B DEVELOPERS PRIVATE LIMITED [Active] CIN = U70101WB1998PTC087986

Company & Directors' Information:- M G D INFRA PRIVATE LIMITED [Active] CIN = U45400UP2015PTC069886

Company & Directors' Information:- A G S DEVELOPERS PRIVATE LIMITED [Active] CIN = U45201DL2004PTC129997

Company & Directors' Information:- T & A DEVELOPERS PRIVATE LIMITED [Active] CIN = U70109DL2013PTC259387

Company & Directors' Information:- S. K. & S. K. DEVELOPERS PRIVATE LIMITED [Active] CIN = U45200MH2007PTC167510

Company & Directors' Information:- M. A INFRA DEVELOPERS LIMITED [Strike Off] CIN = U45400UP2009PLC036601

Company & Directors' Information:- K R D INFRA PRIVATE LIMITED [Active] CIN = U45400TZ2020PTC034945

Company & Directors' Information:- 3-D DEVELOPERS PRIVATE LIMITED [Active] CIN = U45400PN2011PTC140578

Company & Directors' Information:- P G DEVELOPERS PRIVATE LIMITED [Active] CIN = U45200MH1996PTC099738

Company & Directors' Information:- N G DEVELOPERS PRIVATE LIMITED [Active] CIN = U70100MH1996PTC099694

Company & Directors' Information:- B P K DEVELOPERS PRIVATE LIMITED [Active] CIN = U70103TN2007PTC062404

Company & Directors' Information:- R B S DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45200TN2011PTC082253

Company & Directors' Information:- A R B INFRA DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45400WB2010PTC147145

Company & Directors' Information:- T. T. M. S. DEVELOPERS PRIVATE LIMITED [Active] CIN = U45400WB2018PTC224382

Company & Directors' Information:- B P S DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45400DL2007PTC163422

Company & Directors' Information:- V P DEVELOPERS PRIVATE LIMITED [Active] CIN = U45203MP2007PTC019879

Company & Directors' Information:- J. S. T. DEVELOPERS PRIVATE LIMITED [Active] CIN = U70100HR2015PTC054780

Company & Directors' Information:- N K F DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U70102KA2012PTC064651

Company & Directors' Information:- I. P. DEVELOPERS PRIVATE LIMITED [Active] CIN = U45400DL2009PTC194890

Company & Directors' Information:- S K S & DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45200AN2011PTC000153

Company & Directors' Information:- K G DEVELOPERS PRIVATE LIMITED [Active] CIN = U45201WB1997PTC084096

Company & Directors' Information:- Z INFRA LIMITED [Strike Off] CIN = U45201OR2009PLC010795

Company & Directors' Information:- S B M INFRA PRIVATE LIMITED [Strike Off] CIN = U45201TR2010PTC008299

Company & Directors' Information:- R P DEVELOPERS PRIVATE LIMITED [Active] CIN = U70101WB1997PTC084769

Company & Directors' Information:- S F Q DEVELOPERS PRIVATE LIMITED [Active] CIN = U70102UP2015PTC069498

Company & Directors' Information:- A P M DEVELOPERS PRIVATE LIMITED [Active] CIN = U70109WB1998PTC086581

Company & Directors' Information:- D Y DEVELOPERS PRIVATE LIMITED [Active] CIN = U45201DL1996PTC084057

Company & Directors' Information:- S. R. K. DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45201DL1997PTC088685

Company & Directors' Information:- I S J DEVELOPERS PRIVATE LIMITED [Active] CIN = U70102UP2013PTC057599

Company & Directors' Information:- S INFRA PRIVATE LIMITED [Under Process of Striking Off] CIN = U45201OR2012PTC016064

Company & Directors' Information:- A J S DEVELOPERS PRIVATE LIMITED [Active] CIN = U45201DL2004PTC129171

Company & Directors' Information:- S K INFRA DEVELOPERS PRIVATE LIMITED [Active] CIN = U45200DL2007PTC158857

Company & Directors' Information:- J D C INFRA PRIVATE LIMITED [Strike Off] CIN = U45209HR2012PTC045407

Company & Directors' Information:- S S P L INFRA PRIVATE LIMITED [Strike Off] CIN = U45201OR2011PTC013469

Company & Directors' Information:- S A V DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45200PN2009PTC133464

Company & Directors' Information:- Y. M. INFRA PRIVATE LIMITED [Active] CIN = U45400MH2010PTC211055

Company & Directors' Information:- J V D DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45200MH2004PTC145503

Company & Directors' Information:- V V INFRA PRIVATE LIMITED [Active] CIN = U45200TG2008PTC059111

Company & Directors' Information:- M. M INFRA DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U70102UP2011PTC044881

Company & Directors' Information:- N. K. C. DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45200WB2011PTC168155

Company & Directors' Information:- R. T. DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45400WB2008PTC127672

Company & Directors' Information:- S M DEVELOPERS PVT. LTD. [Active] CIN = U70101WB1989PTC046737

Company & Directors' Information:- G M S DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45201WB2004PTC098353

Company & Directors' Information:- M H DEVELOPERS PVT LTD [Active] CIN = U45201WB2006PTC109466

Company & Directors' Information:- P S DEVELOPERS PVT LTD [Strike Off] CIN = U45202WB1990PTC050298

Company & Directors' Information:- M. Z. INFRA DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U74999WB2011PTC163879

Company & Directors' Information:- MAGIC CORPORATION PRIVATE LIMITED [Active] CIN = U28113DL2013PTC258555

Company & Directors' Information:- R V G INFRA PRIVATE LIMITED [Strike Off] CIN = U70200DL2011PTC219732

Company & Directors' Information:- S F G DEVELOPERS PRIVATE LIMITED [Active] CIN = U70101DL1997PTC089277

Company & Directors' Information:- EYE @ FUTURE INFO PRIVATE LIMITED [Strike Off] CIN = U72900TN2000PTC044570

Company & Directors' Information:- B R R DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45200KA2008PTC045408

Company & Directors' Information:- S P G N INFRA PRIVATE LIMITED [Active] CIN = U45200AP2015PTC096326

Company & Directors' Information:- D D DEVELOPERS PRIVATE LIMITED [Active] CIN = U70109BR2007PTC024290

Company & Directors' Information:- T C G DEVELOPERS PRIVATE LIMITED [Active] CIN = U45200MH2005PTC153314

Company & Directors' Information:- Y. C. INFRA PRIVATE LIMITED [Active] CIN = U45400WB2010PTC151352

Company & Directors' Information:- G K J DEVELOPERS PRIVATE LIMITED [Active] CIN = U45202PB2006PTC030204

Company & Directors' Information:- GREEN INFRA DEVELOPERS LIMITED [Strike Off] CIN = U70109PB2011PLC035117

Company & Directors' Information:- I H I DEVELOPERS INDIA LIMITED [Active] CIN = U70200PB2010PLC033974

Company & Directors' Information:- H R S DEVELOPERS LIMITED [Strike Off] CIN = U45209PB2010PLC033782

Company & Directors' Information:- J K S INFRA (INDIA) LIMITED [Active] CIN = U45209PB2012PLC036363

Company & Directors' Information:- U R K DEVELOPERS LIMITED [Active] CIN = U70101RJ1994PLC008179

Company & Directors' Information:- A S DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45201MH2007PTC175008

Company & Directors' Information:- J. D. J. DEVELOPERS PRIVATE LIMITED [Under Process of Striking Off] CIN = U45400MH2012PTC237105

Company & Directors' Information:- A. K. A. DEVELOPERS PRIVATE LIMITED [Active] CIN = U45400UP2007PTC033371

Company & Directors' Information:- J S N INFRA (INDIA) LIMITED [Active] CIN = U45400UP2012PLC050189

Company & Directors' Information:- K K R DEVELOPERS INDIA PRIVATE LIMITED [Strike Off] CIN = U45203TG2011PTC077776

Company & Directors' Information:- S G K INFRA DEVELOPERS INDIA LIMITED [Strike Off] CIN = U70100UP2013PLC059984

Company & Directors' Information:- J A DEVELOPERS PRIVATE LIMITED [Active] CIN = U45202WB1999PTC090575

Company & Directors' Information:- M AND R DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45400JK2012PTC003492

Company & Directors' Information:- J S O DEVELOPERS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U45400DL2008PTC185170

Company & Directors' Information:- R V J INFRA PRIVATE LIMITED [Active] CIN = U45200DL2013PTC249181

Company & Directors' Information:- J J INFRA INDIA PRIVATE LIMITED [Active] CIN = U45209AP2011PTC078174

Company & Directors' Information:- D G M DEVELOPERS PRIVATE LIMITED [Active] CIN = U45200HR2008PTC037623

Company & Directors' Information:- L & B INFRA DEVELOPERS PRIVATE LIMITED [Active] CIN = U70109DL2021PTC377998

Company & Directors' Information:- R R DEVELOPERS PVT LTD [Active] CIN = U45203TG1989PTC010727

Company & Directors' Information:- N S M DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45200DL2008PTC175372

Company & Directors' Information:- A R INFRA (INDIA) PRIVATE LIMITED [Active] CIN = U70109MP2007PTC020049

Company & Directors' Information:- B S DEVELOPERS PRIVATE LIMITED [Converted to LLP] CIN = U45102MH2006PTC158721

Company & Directors' Information:- J. M. DEVELOPERS PRIVATE LIMITED [Active] CIN = U45200DL2007PTC159432

Company & Directors' Information:- MAGIC EYE PRIVATE LIMITED [Active] CIN = U51399MH1988PTC046523

Company & Directors' Information:- M B DEVELOPERS PVT LTD [Strike Off] CIN = U70101WB1990PTC049368

Company & Directors' Information:- S. M. DEVELOPERS PVT. LTD. [Strike Off] CIN = U70102WB1995PTC072333

Company & Directors' Information:- N. A. K. DEVELOPERS PVT. LTD. [Strike Off] CIN = U45201WB1997PTC085737

Company & Directors' Information:- N A E DEVELOPERS PVT LTD [Strike Off] CIN = U45201WB1997PTC085738

Company & Directors' Information:- S G DEVELOPERS PRIVATE LIMITED [Active] CIN = U45400DL2008PTC178891

Company & Directors' Information:- G AND A DEVELOPERS PRIVATE LIMITED [Active] CIN = U45200MH2003PTC141220

Company & Directors' Information:- K K DEVELOPERS PRIVATE LIMITED [Active] CIN = U45400UP2007PTC034070

Company & Directors' Information:- G K V INFRA PRIVATE LIMITED [Strike Off] CIN = U45200PN2011PTC141814

Company & Directors' Information:- M A DEVELOPERS PRIVATE LIMITED [Active] CIN = U45201MH2003PTC143483

Company & Directors' Information:- M N G DEVELOPERS PRIVATE LIMITED [Active] CIN = U45200MH1999PTC119682

Company & Directors' Information:- M M K DEVELOPERS PRIVATE LIMITED [Active] CIN = U45200MH2005PTC155110

Company & Directors' Information:- B C S DEVELOPERS PRIVATE LIMITED [Active] CIN = U70100MH2005PTC154047

Company & Directors' Information:- A R H DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45400UP2010PTC042708

Company & Directors' Information:- G M K DEVELOPERS PRIVATE LIMITED [Active] CIN = U70102TG2006PTC050871

Company & Directors' Information:- P S DEVELOPERS (INDIA) PRIVATE LIMITED [Active] CIN = U45200WB2007PTC113366

Company & Directors' Information:- P A DEVELOPERS PRIVATE LIMITED [Active] CIN = U45400WB2008PTC124648

Company & Directors' Information:- A R INFRA DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45400WB2011PTC164780

Company & Directors' Information:- M. J. DEVELOPERS PRIVATE LIMITED [Active] CIN = U45400WB2011PTC166506

Company & Directors' Information:- G D DEVELOPERS PVT LTD [Active] CIN = U70101WB1988PTC043611

Company & Directors' Information:- M R DEVELOPERS PVT LTD [Active] CIN = U70101WB1995PTC072428

Company & Directors' Information:- G M DEVELOPERS PRIVATE LIMITED [Under Process of Striking Off] CIN = U45203AR2012PTC008356

Company & Directors' Information:- B & Z DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U70101AS2004PTC007611

Company & Directors' Information:- A C T DEVELOPERS PVT LTD [Active] CIN = U99999DL1980PTC011066

Company & Directors' Information:- D R T D DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45201DL2005PTC132358

Company & Directors' Information:- G S K DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45201DL2006PTC146440

Company & Directors' Information:- D D V DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U70101DL2005PTC136378

Company & Directors' Information:- T M J DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U70101KA2011PTC058190

Company & Directors' Information:- A B P DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U70109DL1991PTC046395

Company & Directors' Information:- L R DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45201WB1997PTC084844

Company & Directors' Information:- P N DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45200MH1998PTC115864

Company & Directors' Information:- B L P DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U70100TG1997PTC026614

Company & Directors' Information:- B. C. B. DEVELOPERS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U45400WB2008PTC125472

Company & Directors' Information:- S D INFRA DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45200DL2008PTC177942

Company & Directors' Information:- J L DEVELOPERS PVT LTD [Strike Off] CIN = U45201WB1980PTC032702

Company & Directors' Information:- M R K INFRA PRIVATE LIMITED [Active] CIN = U45209TG2012PTC080558

Company & Directors' Information:- M. H. DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45200DL2006PTC154692

Company & Directors' Information:- N B DEVELOPERS PVT LTD [Active] CIN = U70200WB1989PTC047650

Company & Directors' Information:- PRIVATE EYE PRIVATE LIMITED [Active] CIN = U85110KA1988PTC009671

Company & Directors' Information:- U R DEVELOPERS PVT LTD [Strike Off] CIN = U70100PB2006PTC029931

Company & Directors' Information:- V. S. S. DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45200PN2009PTC133322

Company & Directors' Information:- B A DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U70102WB2011PTC171325

Company & Directors' Information:- L N DEVELOPERS PRIVATE LIMITED [Active] CIN = U74899DL1988PTC030366

Company & Directors' Information:- V Y P DEVELOPERS PRIVATE LIMITED [Active] CIN = U74899DL1995PTC066375

Company & Directors' Information:- R S DEVELOPERS PVT LTD [Active] CIN = U70101CH1990PTC010274

Company & Directors' Information:- R V DEVELOPERS PVT. LTD. [Strike Off] CIN = U70109DL1987PTC027442

Company & Directors' Information:- R S F DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U70102KL2007PTC021500

Company & Directors' Information:- D G S DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U70102PB2006PTC030744

Company & Directors' Information:- H V DEVELOPERS PRIVATE LIMITED [Active] CIN = U45201RJ2013PTC042066

Company & Directors' Information:- R. B. DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45203TN2011PTC080082

Company & Directors' Information:- L G INFRA PRIVATE LIMITED [Strike Off] CIN = U45400TN2014PTC095310

Company & Directors' Information:- S K V A P J DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45400TZ2012PTC018640

Company & Directors' Information:- B Y DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45200PN2010PTC135293

Company & Directors' Information:- D Z DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45400MH2013PTC247325

Company & Directors' Information:- I N R DEVELOPERS PRIVATE LIMITED [Active] CIN = U45400MH2014PTC254493

Company & Directors' Information:- GREEN DEVELOPERS PRIVATE LIMITED [Converted to LLP] CIN = U45200MH1994PTC080490

Company & Directors' Information:- S J DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U70100MH2005PTC150824

Company & Directors' Information:- J I D INFRA DEVELOPERS PRIVATE LIMITED [Active] CIN = U70102UR2013PTC000601

Company & Directors' Information:- GREEN COMPANY PRIVATE LIMITED [Strike Off] CIN = U29141TN2013PTC093965

Company & Directors' Information:- O G INFRA DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45400UP2011PTC045281

Company & Directors' Information:- V A R DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45200TN2007PTC063043

Company & Directors' Information:- V M R DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U70102TG2008PTC060996

Company & Directors' Information:- G S R INFRA DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45309TG2007PTC054601

Company & Directors' Information:- N R F DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U70102UP2015PTC069317

Company & Directors' Information:- V V S K DEVELOPERS PRIVATE LIMITED [Active] CIN = U70102WB2014PTC200766

Company & Directors' Information:- I A M DEVELOPERS PVT LTD [Strike Off] CIN = U70100CH2006PTC029844

Company & Directors' Information:- J G INFRA PRIVATE LIMITED [Active] CIN = U45209CH2012PTC034095

Company & Directors' Information:- Y D DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45209DL2006PTC156682

Company & Directors' Information:- R N D DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45400DL2007PTC168299

Company & Directors' Information:- R G DEVELOPERS PRIVATE LIMITED [Active] CIN = U74899DL1988PTC031339

Company & Directors' Information:- G G DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U74899DL1994PTC056934

Company & Directors' Information:- H R EDGE PRIVATE LIMITED [Strike Off] CIN = U74140DL2013PTC251958

Company & Directors' Information:- Y S DEVELOPERS PRIVATE LIMITED [Active] CIN = U74999DL2004PTC127787

Company & Directors' Information:- C H S DEVELOPERS PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U74999DL2004PTC125035

Company & Directors' Information:- E & P INFRA PRIVATE LIMITED [Strike Off] CIN = U74999DL2014PTC271401

Company & Directors' Information:- S E DEVELOPERS PRIVATE LIMITED [Active] CIN = U45201DL2004PTC123873

Company & Directors' Information:- V K G DEVELOPERS PRIVATE LIMITED [Under Process of Striking Off] CIN = U70109DL2013PTC247809

Company & Directors' Information:- T & T INFRA INDIA PRIVATE LIMITED [Strike Off] CIN = U70109DL2015PTC276336

Company & Directors' Information:- B L F DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U70200DL2009PTC189743

Company & Directors' Information:- K T INFRA PRIVATE LIMITED [Strike Off] CIN = U70200DL2010PTC199408

Company & Directors' Information:- S V J DEVELOPERS PRIVATE LIMITED [Active] CIN = U70200DL2012PTC232317

Company & Directors' Information:- H D DEVELOPERS PRIVATE LIMITED [Active] CIN = U70200DL2011PTC226043

Company & Directors' Information:- EDGE DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U70200DL2012PTC234990

Company & Directors' Information:- A P R DEVELOPERS PRIVATE LIMITED [Active] CIN = U74899DL1996PTC079445

Company & Directors' Information:- N A DEVELOPERS PRIVATE LIMITED [Active] CIN = U70109DL2006PTC152389

Company & Directors' Information:- D J M DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U70109DL2012PTC235950

Company & Directors' Information:- U P DEVELOPERS PRIVATE LIMITED [Active] CIN = U45200DL2010PTC209825

Company & Directors' Information:- M A M DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45200DL2012PTC232631

Company & Directors' Information:- B K M DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45200DL2012PTC245107

Company & Directors' Information:- J J R M DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U70100DL2009PTC192808

Company & Directors' Information:- J D S DEVELOPERS PRIVATE LIMITED [Active] CIN = U70100DL2010PTC205989

Company & Directors' Information:- A 4 INFRA PRIVATE LIMITED [Strike Off] CIN = U70100DL2012PTC233921

Company & Directors' Information:- J V DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U70100DL2012PTC239930

Company & Directors' Information:- P G R DEVELOPERS PRIVATE LIMITED [Active] CIN = U70101DL2005PTC132146

Company & Directors' Information:- K & H INFRA PRIVATE LIMITED [Active] CIN = U45209AP2013PTC090417

Company & Directors' Information:- N R DEVELOPERS PRIVATE LIMITED [Active] CIN = U45200HR2013PTC049319

Company & Directors' Information:- R R S DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U70100HR2011PTC044204

Company & Directors' Information:- L & D DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U70200HR2012PTC045485

Company & Directors' Information:- C D E F INFRA PRIVATE LIMITED [Active] CIN = U45200KA2011PTC057888

Company & Directors' Information:- M & U DEVELOPERS PRIVATE LIMITED [Active] CIN = U70102GJ2012PTC069113

Company & Directors' Information:- D & C DEVELOPERS PRIVATE LIMITED [Active] CIN = U70101GJ2009PTC056789

Company & Directors' Information:- M M D INFRA PRIVATE LIMITED [Strike Off] CIN = U70101GJ2013PTC075444

Company & Directors' Information:- J K DEVELOPERS PVT LTD [Strike Off] CIN = U45201GJ1995PTC026279

Company & Directors' Information:- C T S DEVELOPERS PRIVATE LIMITED [Amalgamated] CIN = U45201GJ2004PTC045082

Company & Directors' Information:- P M D INFRA PRIVATE LIMITED [Active] CIN = U45201GJ2007PTC050762

Company & Directors' Information:- D. I. M DEVELOPERS PRIVATE LIMITED [Active] CIN = U45309MH2019PTC332399

Company & Directors' Information:- R N Y DEVELOPERS PRIVATE LIMITED [Active] CIN = U70200DL2020PTC369628

Company & Directors' Information:- K 2 M DEVELOPERS PRIVATE LIMITED [Active] CIN = U70109HR2021PTC094042

Company & Directors' Information:- Y AND H DEVELOPERS LIMITED [Under Process of Striking Off] CIN = U45201GJ1996PLC028613

Company & Directors' Information:- K. Y. S. DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45400MH2008PTC179700

Company & Directors' Information:- K. K. P. DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45200MH1997PTC110743

Company & Directors' Information:- V & T INFRA PRIVATE LIMITED [Strike Off] CIN = U70100TG2008PTC061671

Company & Directors' Information:- L.T.D DEVELOPERS PRIVATE LIMITED [Active] CIN = U70109HR2017PTC069072

Company & Directors' Information:- A B H DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U70102KA2007PTC043132

Company & Directors' Information:- A AND J GREEN INDIA LIMITED [Dissolved] CIN = U99999MH1938PTC002830

    CS.(COMM). No. 1290 of 2018

    Decided On, 21 May 2020

    At, High Court of Delhi

    By, THE HONOURABLE MS. JUSTICE MUKTA GUPTA

    For the Plaintiff: Krishnendu Dutta, Sr. Advocate, Shaunak Kashyap, Aseem Talwar, Trisha Nagpal, Mohd. Hamza, Advocates. For the Defendant: D1, Sameer Rastogi, Namit Suri, Akshi Pradhan, Kunal Kumar, D2 & D3, Ashish Batra, Advocates.



Judgment Text


IA No. 1645/2019 (u/S 8 of Arbitration & Conciliation Act by D-1)

1. By the present suit, the plaintiff seeks decree in favour of the Plaintiff Company and against defendants for a total sum of Rs.10,20,00,000/- out of which Rs.5,20,00,000/- being the principal unsecured acknowledged debt along with interest @18% per annum and Rs.5,00,00,000/- towards damages on account of breach of contract, loss of reputation and loss of business opportunity.

2. In the suit, plaintiff has impleaded Green Edge Infra Pvt. Ltd., Vera Edu-Infra Pvt. Ltd. and Vega Schools all having their addresses at 4, Factory Road, Safdarjung Enclave, New Delhi as defendant Nos.1, 2 and 3 respectively.

3. Summons in the present suit were issued on 14th December 2018 and defendants entered appearance on 13th February 2019, whereafter the defendant No.1 filed the present application under Section 8 of the Arbitration & Conciliation Act, 1996 besides the written statement.

4. Briefly the plaintiff pleads that it is a company having an authorized share capital of Rs.62,78,70,020/- is involved in activities contributing to the construction and finishing of building while defendant no. 1 company, having an authorized share capital of Rs.1,00,000/- is involved in building of complete constructions or part thereof and other related civil engineering services. Defendant no. 2 having an authorized share capital of Rs.27,00,00,000/- is involved in the business of providing higher education that is post-secondary or senior secondary sub-degree level education that leads to university degree or equivalent. Defendant no.3 having its authorized share capital of Rs.1,00,000/- is involved in buying, selling, renting and operating of self-owned or leased real estate such as apartment building and dwellings, non-residential buildings, developing and sub-dividing real estate into lots, development and sale of land and cemetery lots, operating of apartment hotels and residential mobile home sites.

5. It is the case of the plaintiff that in the year 2010 Maj.(Retd.) Surender Kumar Hooda, the erstwhile Managing Director of defendant No. 1 company, approached the representatives of the plaintiff company and represented that he would be able to facilitate numerous transactions in the Real Estate Industry in and around Delhi. On the repeated assurances made by Surender Kumar Hooda, plaintiff company entered into a business relationship with defendant No. 1 company. On 31st July, 2012, the plaintiff company advanced a sum of Rs. 8,00,00,000/- through RTGS as part of the composite transaction, which served to net off previous outstanding accounts between the two entities and advance a short term loan of Rs. 5,20,00,000/- as per S.K.Hooda's request as he was in dire need of the funds for his son's school project. Thus out of the sum of Rs. 8,00,00,000/- defendant No. 1 company is liable to pay a sum of Rs. 5,20,00,000/- as the amount due and outstanding towards the plaintiff company. The liability of Rs. 5,20,00,000/- is duly acknowledged by Surender Kumar Hooda on behalf of the defendant No. 1 company in a Share Purchase Agreement dated 24th July, 2013. The business relationship entered into between the plaintiff and defendant No. 1 company is evident from the documents being Shareholders Agreement dated 4th July 2012, (in short SHA), Share Purchase Agreement dated 24th July 2013 (in short SPA) and Memorandum of Understanding (in short MOU) executed on stamp paper dated 24th July 2013 which are to be read together in order to ascertain the aforesaid outstanding consideration. A conjoint reading of the said documents clarify the rights and obligations which were to be incurred by both the parties.

6. As per the plaint, defendant Nos.1, 2 and 3 are front companies of one family called the 'HOODA family' which runs various businesses and by defrauding various innocent members of the public pass their money abroad through money laundering. Defendant No.1 company is merely a sham company which is used by the HOODA family to launder and siphon away money advanced towards defendant No.1 company by way of loan and other borrowings from various members of the public. The breakup of these amounts is purposely concealed in collusion with the auditors by “notes on account” to “loans and advances” section being listed in every audited balance sheet year to year. It is averred by the plaintiff that tapping away of money and property is an incessant wrong and the cause of action for the present suit existed even on the date of filing and was renewed with each audited account statement filed by the defendants. Hence, the corporate veil deserves to be pierced.

7. It is further claimed in the plaint that on receiving several requests for the payment of the aforesaid consideration that is Rs.5.20 Crores, defendant no. 1 company made assurances that the same would be paid at the earliest accompanied with a request to not initiate legal proceedings for recovery of the same. Regardless of numerous reminders and requests no payment was received by the plaintiff company. It is further averred by the plaintiff that the defendant no. 1 company also failed to disclose information pertaining to source of funds and the same was clubbed under the head “Other Liabilities”. Ms. Priti Hooda took over the shares of Surender Kumar Hooda, being his daughter and joined the fraud. Further, the amount that was shown as “Loan to Director” in favour of Surender Kumar Hooda was later masked as “Other”. All other heads in the balance sheet of the defendant no. 1 company including “Investments” are loans for laundering of money to the officers and directors of the company being members of the Hooda Family.

8. It is also stated by the plaintiff that on going through the Balance Sheet of the defendant no. 1 company it could be ascertained that its liability for the financial year 2016-2017 was Rs.13,80,00,000/- that is 1380 times the paid-up capital of the company. Furthermore, out of the said amount defendant no. 2 company was advanced a sum of Rs.9,20,00,000/- out of which Rs.4,20,00,000/- was advanced as “Loan” while Rs.5,00,00,000/- was advanced as “Equity Investments”. The balance amount was camouflaged as “Other” being the sum loaned to Surender Kumar Hooda.

9. As per the terms of the aforesaid documents i.e. the SHA, SPA and MOU, the defendant no. 1 company agreed to provide certain services to the plaintiff company including but not limited to the arrangement of necessary and applicable licenses for the project situated at Sector 106, Gurgaon, Haryana. The non-performance of services lead to delay in launch of the projects of the plaintiff. The defendant no. 1 company was liable to discharge the obligations incurred by it vide Clause 4 of the said MOU within a period of five years that is by July 2018 in which the defendant No. 1 failed. Furthermore, plaintiff company had to engage certain third parties and take loans thereby incurring significant costs for completion of projects as the defendant no. 1 company miserably failed to discharge its contractual obligations. The delay caused by the defendant no. 1 company caused further monetary loss and damage to the plaintiff company, the total cost of borrowing being Rs.40 crores which includes Loan from IIFL, Take-over by SCB, Second loan from IIFL etc.

10. It has further been averred that Surender Kumar Hooda has various FIRs and criminal investigations going on against him and has also been arrested by the EOW.

11. The present application has been being filed by defendant no. 1 through its authorised representative Surendra Kumar Hooda on account of there being a valid and subsisting arbitration agreement between the parties. It is claimed by the defendant No. 1 that Clause 27.3 of the SHA provides that in the event of any dispute arising between the parties, they shall settle the same under the provisions of the 1996 Act and the disputes shall be referred to the Sole Arbitrator to be mutually appointed by the parties. Further, as per Clause 29 of the SHA, the said agreement shall be subject to the exclusive jurisdiction of the Courts in New Delhi. An arbitration clause also exists in the MOU wherein it was agreed that any dispute arising between the parties shall be settled by arbitration of a Sole Arbitrator to be appointed mutually by the parties. Furthermore, Clause 7.1 of the SPA also provides for referring the disputes to arbitration. It is further averred that the said agreements are interconnected and cover the subject matter of the present suit.

12. Learned counsel for the defendant No.1 contends that all the three agreements i.e. SHA, SPA and MOU contain valid and subsisting arbitration clauses which squarely cover the subject matter of dispute raised in the present suit and hence the present suit is not maintainable and the disputes if any between the parties are liable to be referred to arbitration. The three agreements are intertwined and interconnected with each other covering the entire subject matter of disputes in the instant suit. Reliance is placed on the decisions reported as (2018) 15 SCC 678 Ameet Lalchand Shah & Ors. Vs. Rishabh Enterprises & Anr.; (2017) 7 SCC 716 Hema Khattar & Anr. Vs. Shiv Khera and 258 (2019) DLT 411 Bhasin Infotech & Infrastrucutre Pvt. Ltd. Vs. Ahmad Main & Ors.

13. Learned counsel for the plaintiff contends that the plaintiff lent a sum of Rs.5.20 crores to the defendant No.1 which through a series of transactions was siphoned off by the defendant Nos. 2 and 3. Since the defendant No.2 and 3 are not a party to the agreement, the arbitration clauses of the three agreements between the plaintiff and defendant No.1 would not apply to them. The earlier loan of Rs.5.20 crores taken from the plaintiff by the defendant No.1 has nothing to do with buying shares of the defendant companies and the prayer in the present suit by the plaintiff is for a decree of recovery of Rs.5.20 crores as an unsecured loan. Besides, the recovery of loan, the suit also prays for a decree of damages. Thus the two reliefs being distinct, the relief of damages cannot be referred to arbitration, hence, the present suit is maintainable. Learned counsel for the plaintiff relies upon the decision reported as (2003) 5 SCC 531 Sukanya Holdings Pvt. Ltd. Vs. Jayesh H. Pandya & Ors. It is further contended by learned counsel for the plaintiff that the two agreements i.e. SPA and SHA having been consummated, the disputes cannot be referred to arbitration. The decision in Ameet Lalchand Shah has no application to the facts of the case for the reason the said decision relied upon the principle laid down in Chloro Controls India (P) Ltd. Vs. Severn Trent Water Purification Inc. (2013) 1 SCC 641 wherein the mother agreement had provided for an arbitration clause.

14. The relationship and obligations between the parties along with the third parties as noted above is governed by the two agreements being the SHA and SPA as also the MOU. The SHA dated 4th July, 2012 was entered into between the plaintiff referred to as the first party/the company and the defendant as a third party which also included RKS Buildtech Private Limited (in short, ‘RKS’) and Spire Techpark Private Limited (in short, ‘STPL’) as the second parties. As per the SHA, the plaintiff conveyed to the defendant which was confirmed by RKS and the STPL that an agreement dated 22nd May, 2012 had been entered into between the plaintiff and Spire Developers Private Limited (SDPL) for grant of development price for 8 Acres of land in favour of SDPL and in consideration of the transfer of development rights by the plaintiff, SDPL would pay Rs. 65 Crores plus transfer of built up area representing 20% of the total saleable area of the project in favour of the plaintiff, in proportion of the licenced land. It also noted that the plaintiff had entered into an agreement to sell dated 11th June, 2012 with RKS in respect of transfer of company’s investments in flats developed by ILDM. The plaintiff also entered into share purchase option agreement dated 11th June, 2012 with STPL in respect of the transfer/purchase of companies investments in SDPL shares and compulsorily and fully convertible debentures appearing in the books of accounts of the plaintiff. The SHA further laid down the shareholding patterns and the manner in which the shareholders will participate in the business and management of the company i.e. the plaintiff. It was agreed that pursuant to the SHA, the defendant and its affiliates on the one hand and promoters or their affiliates on the other hand shall hold the issued and allotted equity shares and redeemable preference shares of the company in the ratio of 20:80. It was also agreed that all expenses/liabilities/rights/obligations in respect of the land/balance land including expenses relating to obtaining approvals for development and construction of the project or pertaining to the balance land shall be shared between the defendant and the promoter in the ratio of 20:80. It was also agreed that the defendant would lead the process for obtainment of various licences, approvals, NOC that may include the approvals, licences and NOCs issued by DTCP, Haryana Fire Department, environmental clearance, part/complete occupancy certificate etc., provided that such licence/approvals and NOCs are obtained at the cost and expense of the company. In lieu of the defendant agreeing to provide the aforesaid services to the plaintiff company, the company agreed and its promoters confirmed that the defendant will be entitled to built up area comprising of total 10 numbers of flats which amounted to approximately 7600 square feet of super area in the project.

15. In the SPA dated 24th July, 2013 executed between the defendant as the vendor and the first party, RKS Buildtech Private Limited as the vendee and the second party and the plaintiff company as the company or confirming party or the third party, it was noted that vendor i.e. the defendant was the shareholder of the plaintiff, the confirming party holding a stake of 20% in the issued, subscribed and paid up equity capital in the company and that the vendor i.e. the defendant for its business purposes had taken loan of Rs. 5.20 Crores from the plaintiff company and assured that the said amount being payable by vendor to the plaintiff company shall be repaid on or before the date of closing. The defendant/vendor also desirous of selling its entire share holding constituted of 2000 equity share of the face value of Rs. 10 each and 42 lakhs redeemable preference shares of the face value of Rs. 10 each and the vendee i.e. RKS agreed to purchase the said 2000 equity shares and 42 lakhs redeemable preference shares of the face value of Rs. 10 each offered by the vendor RKS on payment of Rs. 6267 per equity share and Rs. 10 per preference share upon fulfillment of the conditions precedent. It was also agreed that the vendor i.e. the defendant shall repay to the plaintiff company a sum of Rs. 5.20 Crores advanced by the company as an unsecured loan. The MOU dated 24th July, 2013 was arrived at between the defendant as the first party, RKS as the second party and the plaintiff company as the third party/confirming party/company. The said MOU arrived at a business arrangement in respect of the balance unlicenced land of approximately 4.80 Acres of the plaintiff company.

16. In the reply to the notice-cum-reply dated 25th July, 2017 on behalf of the plaintiff to the defendant company given on 2nd August, 2017, the plaintiff company has detailed the financial transactions between the parties and it is stated that the plaintiff company had advanced a sum of Rs. 8 Crores to the defendant by way of RTGS. A claim of the defendant for a sum of Rs. 2,80,00,000/- was adjusted from the said payment of Rs. 8 Crores and thus, the balance amount was Rs. 5.20 Crores. The notice gives the details of the transactions between the parties from which it is apparent that a sum of Rs. 5.20 Crores was outstanding towards the defendant company in the course of the business transactions between the plaintiff and defendant which was duly acknowledged by the defendant in the SPA dated 24th July, 2013. The claim of the damages of the plaintiff is also in relation to the non-performance of the obligations which the defendant company was required to perform and thus, incidental to the three agreements between the parties i.e. the SPA, SHA and Memorandum of Understanding.

17. The two main grounds on which plaintiff contests the present application seeking reference of disputes to arbitration is firstly that in the suit besides the recovery of the acknowledged unsecured liability the plaintiff has also sought a decree of damages, which is not an arbitrable dispute and the suit would be thus maintainable as held by the Supreme Court in the decision reported as 2003 (5) SCC 531 Sukanya Holdings Pvt. Ltd. vs.Jayesh H. Pandya. Secondly, it is urged that the defendant Nos.2 and 3 not being party to the SHA, SPA and the MOU and thus not party to the clauses agreeing to refer the dispute to the arbitration, the application filed by the defendant No.1 is liable to be dismissed.

18. The first plea of learned counsel for the plaintiff that since the plaintiff has sought the relief of damages for which there is no arbitration agreement and the reliefs in the present suit cannot be bifurcated, hence the dispute cannot be referred to arbitration deserves to be rejected. The ground on which the plaintiff seeks damages from the defendants is averred in paras-24, 25 and 26 of the plaint wherein it is stated that as per the terms of SHA, SPA and MOU the defendant No.1 company was to render various services to the plaintiff company including but not limited to arrangement of necessary and applicable licenses for the project situated at Sector-106, Gurgaon, Haryana. Defendant No.1 company miserably failed to perform its contractual obligation and in breach of the said agreement liable to pay damages to the plaintiff and also to compensate the plaintiff for various loans which it had to take, arrangement which it had to make as well as the delay caused by the non-performance of defendant No.1 resulting in delayed launch of its projects. It is thus claimed that since the defendant No.1 company failed to discharge its obligation, it is liable to make good the loss suffered by the plaintiff company on said account as also additionally liable to pay damages.

19. A perusal of the claim for damages from the plaint is evidently based on the failure of defendant No.1 to perform its contractual obligations as entered into vide the SHA, SPA and MOU is an arbitrable dispute duly governed by the arbitration clauses in the SHA, SPA and MOU. The two reliefs sought in the plaint are not required to be bifurcated as held in Sukanya Holding (Supra) and can be very well decided by arbitration.

20. Plea of the plaintiff that defendant Nos.2 and 3 are not parties to the SHA, SPA and MOU and thus being third parties to the arbitration agreement, the disputes cannot be referred to arbitration is also liable to be rejected. In the plaint case of the plaintiff itself is that defendant Nos.1, 2 and 3 companies are the companies of HOODA family and defendant No.1 company with an authorized share capital of Rs. 1,00,000/- has no work and has been incorporated to perpetrate financial jugglery of funds with defendant Nos. 2 and 3 companies with a motive to defraud innocent third parties. The plaintiff itself claims that the corporate veil of the three companies deserves to be pierced in view of the manner of transfer of funds and siphoning thereof. Thus, according to the plaint itself defendant Nos. 1, 2 and 3 are group companies of a single family.

21. In Chloro Controls (supra), Supreme Court laid down the principle where a third party or a non-signatory to the arbitration agreement could also be held amenable for arbitration. It was held:

“73. A non-signatory or third party could be subjected to arbitration without their prior consent, but this would only be in exceptional cases. The court will examine these exceptions from the touchstone of direct relationship to the party signatory to the arbitration agreement, direct commonality of the subject-matter and the agreement between the parties being a composite transaction. The transaction should be of a composite nature where performance of the mother agreement may not be feasible without aid, execution and performance of the supplementary or ancillary agreements, for achieving the common object and collectively having bearing on the dispute. Besides all this, the court would have to examine whether a composite reference of such parties would serve the ends of justice. Once this exercise is completed and the court answers the same in the affirmative, the reference of even non-signatory parties would fall within the exception afore-discussed.”

22. Explaining the legal basis that may be applied to bind a non-signatory to an arbitration agreement, Supreme Court in Chloro Controls (supra) laid down the following principles:

"103. Various legal bases may be applied to bind a non-signatory to an arbitration agreement:

103.1. The first theory is that of implied consent, third-party beneficiaries, guarantors, assignment and other transfer mechanisms of contractual rights. This theory relies on the discernible intentions of the parties and, to a large extent, on good faith principle. They apply to private as well as public legal entities.

103.2. The second theory includes the legal doctrines of agent-principal relations, apparent authority, piercing of veil (also called “the alter ego”), joint venture relations, succession and estoppel. They do not rely on the parties' intention but rather on the force of the applicable law.

104. We may also notice the Canadian case of City of Prince George v. A.L. Sims & Sons Ltd. [(1998) 23 YCA 223] wherein the Court took the view that an arbitration agreement is neither inoperative nor incapable of being performed if a multi-party dispute arises and not all parties are bound by the arbitration agreement: the parties bound by the arbitration agreement are to be referred to arbitration and court proceedings may continue with respect to the other parties, even if this creates a risk of conflicting decisions.

105. We have already discussed that under the group of companies doctrine, an arbitration agreement entered into by a company within a group of companies can bind its non-signatory affiliates, if the circumstances demonstrate that the mutual intention of the parties was to bind both the signatory as well as the non-signatory parties".

23. The three judges bench of the Supreme Court in the decision reported as 2018 (16) SCC 413 Cheran Properties Limited vs Kasturi & Sons Limited discussed and explained the Group Company doctrine as under:

"23. As the law has evolved, it has recognised that modern business transactions are often effectuated through multiple layers and agreements. There may be transactions within a group of companies. The circumstances in which they have entered into them may reflect an intention to bind both signatory and non-signatory entities within the same group. In holding a non-signatory bound by an arbitration agreement, the court approaches the matter by attributing to the transactions a meaning consistent with the business sense which was intended to be ascribed to them. Therefore, factors such as the relationship of a non-signatory to a party which is a signatory to the agreement, the commonality of subject-matter and the composite nature of the transaction weigh in the balance. The group of companies doctrine is essentially intended to facilitate the fulfilment of a mutually held intent between the parties, where the circumstances indicate that the intent was to bind both signatories and non-signatories. The effort is to find the true essence of the business arrangement and to unravel from a layered structure of commercial arrangements, an intent to bind someone who is not formally a signatory but has assumed the obligation to be bound by the actions of a signatory.

24. International conventions on arbitration as well as the UNCITRAL Model Law mandate that an arbitration agreement must be in writing. Section 7 of the Arbitration and Conciliation Act, 1996 affirms the same principle. Why does the law postulate that there should be a written agreement to arbitrate? The reason is simple. An agreement to arbitrate excludes the jurisdiction of national courts. Where parties have agreed to resolve their disputes by arbitration, they seek to substitute a private forum for dispute resolution in place of the adjudicatory institutions constituted by the State. According to Redfern and Hunter on International Arbitration, the requirement of an agreement to arbitrate in writing is an elucidation of the principle that the existence of such an agreement should be clearly established, since its effect is to exclude the authority of national courts to adjudicate upon disputes. [Redfern and Hunter on International Arbitration, 5th Edn. — 2.13, pp. 89-90.]

25. Does the requirement, as in Section 7, that an arbitration agreement be in writing exclude the possibility of binding third parties who may not be signatories to an agreement between two contracting entities? The evolving body of academic literature as well as adjudicatory trends indicate that in certain situations, an arbitration agreement between two or more parties may operate to bind other parties as well. Redfern and Hunter explain the theoretical foundation of this principle:

“… The requirement of a signed agreement in writing, however, does not altogether exclude the possibility of an arbitration agreement concluded in proper form between two or more parties also binding other parties. Third parties to an arbitration agreement have been held to be bound by (or entitled to rely on) such an agreement in a variety of ways: first, by operation of the ‘group of companies’ doctrine pursuant to which the benefits and duties arising from an arbitration agreement may in certain circumstances be extended to other members of the same group of companies; and, secondly, by operation of general rules of private law, principally on assignment, agency, and succession…. [Id at p. 99.] ”

The group of companies doctrine has been applied to pierce the corporate veil to locate the “true” party in interest, and more significantly, to target the creditworthy member of a group of companies [ Op cit fn. 16, 2.40, p. 100.] . Though the extension of this doctrine is met with resistance on the basis of the legal imputation of corporate personality, the application of the doctrine turns on a construction of the arbitration agreement and the circumstances relating to the entry into and performance of the underlying contract. [Id, 2.41 at p. 100.]

26. Russell on Arbitration [ 24th Edn., 3-025, pp. 110-11.] formulates the principle thus:

“Arbitration is usually limited to parties who have consented to the process, either by agreeing in their contract to refer any disputes arising in the future between them to arbitration or by submitting to arbitration when a dispute arises. A party who has not so consented, often referred to as a third party or a non-signatory to the arbitration agreement, is usually excluded from the arbitration. There are however some occasions when such a third party may be bound by the agreement to arbitrate. For example, …, assignees and representatives may become a party to the arbitration agreement in place of the original signatory on the basis that they are successors to that party's interest and claim “through or under” the original party. The third party can then be compelled to arbitrate any dispute that arises.”

27. Garry B. Born in his treatise on International Commercial Arbitration indicates that:

“The principal legal bases for holding that a non-signatory is bound (and benefited) by an arbitration agreement … include both purely consensual theories (e.g., agency, assumption, assignment) and non-consensual theories (e.g. estoppel, alter ego) [ 2nd Edn., vol. 1, p. 1418.] .”

Explaining the application of the alter ego principle in arbitration, Born notes:

“Authorities from virtually all jurisdictions hold that a party who has not assented to a contract containing an arbitration clause may nonetheless be bound by the clause if that party is an ‘alter ego’ of an entity that did execute, or was otherwise a party to, the agreement. This is a significant, but exceptional, departure from the fundamental principle … that each company in a group of companies (a relatively modern concept) is a separate legal entity possessed of separate rights and liabilities [Id at p. 1432.] .”

28. Explaining group of companies doctrine, Born states:

“the doctrine provides that a non-signato

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ry may be bound by an arbitration agreement where a group of companies exists and the parties have engaged in conduct (such as negotiation or performance of the relevant contract) or made statements indicating the intention assessed objectively and in good faith, that the non-signatory be bound and benefited by the relevant contracts. [Id at pp. 1448-49.] ” While the alter ego principle is a rule of law which disregards the effects of incorporation or separate legal personality, in contrast the group of companies doctrine is a means of identifying the intentions of parties and does not disturb the legal personality of the entities in question. In other words: “the group of companies doctrine is akin to principles of agency or implied consent, whereby the corporate affiliations among distinct legal entities provide the foundation for concluding that they were intended to be parties to an agreement, notwithstanding their formal status as non-signatories. [Id at p. 1450.]” 24. Thus Supreme Court in Cheran Properties (supra) came to the conclusion that even if the third party was not impleaded as a party to the arbitral proceedings, the said party would be bound by the award and the award can be enforced against it, once the tests embodied under Section 35 of the Arbitration and Conciliation Act are fulfilled. 25. Though defendant Nos.2 and 3 have filed separate written statements claiming mis-joinder of parties and causes of action in the suit by the plaintiff and that the suit was liable to be dismissed against the plaintiff and in favour of defendant Nos.2 and 3 for the reason there was no privity of contract between the plaintiff and defendant Nos.2 and 3 since the SHA, SPA and MOU were executed between the plaintiff and defendant No.1, however, in response to the cause of action paragraph-29 of the plaint wherein it is stated that the subject matter of the suit cannot be referred to arbitration as there is no provision under the Arbitration and Conciliation Act, 1996 for splitting the cause or the parties and referring the subject matter of the suit to the arbitrator, defendant Nos. 2 and 3 in their written statements have simply rebutted the said paragraph as denied for want of knowledge and that it did not pertain to defendant Nos.2 and 3. It may be also noted that during the course of arguments the defendant Nos.2 and 3 never opposed the plea of defendant No.1 that the disputes are liable to be referred to arbitration. 26. Considering the fact that there are valid agreements between the plaintiff and defendant No.1 containing clauses for reference of disputes to arbitration and defendant Nos.2 and 3 being group companies of defendant No.1, from the intent of the parties as noticed from the agreements as also the averments in the plaint it is evident that not only would defendant No.1 but also the defendant Nos. 2 and 3 companies be amenable to the jurisdiction of the arbitrator as per the arbitration clauses is the SHA, SPA and MOU. Consequently, the present application is disposed of holding that the present suit is not maintainable and the disputes between the parties are required to be referred to the arbitration. 27. I.A. No.1645/2019 is disposed of.
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