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



M/s. A.T.M. Constructions (P) Ltd., Represented by its Director, Faiz Mohameed & Another v/s M/s. Bharath Petroleum Corporations Ltd., Represented by its Senior Manager – Legal (South) & Another


Company & Directors' Information:- SOUTH INDIA CORPN PRIVATE LIMITED [Active] CIN = U51102TN1935PTC002652

Company & Directors' Information:- C & C CONSTRUCTIONS LIMITED [Active] CIN = L45201DL1996PLC080401

Company & Directors' Information:- SENIOR INDIA PRIVATE LIMITED [Active] CIN = U74999DL1996PTC082386

Company & Directors' Information:- U G CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45400TN2010PTC074921

Company & Directors' Information:- A G R CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45200TG1997PTC028180

Company & Directors' Information:- N J R CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45209TG2009PTC065101

Company & Directors' Information:- C P R CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45200TG2008PTC057937

Company & Directors' Information:- A R C INDIA PETROLEUM PRIVATE LIMITED [Active] CIN = U11202TG2009PTC063249

Company & Directors' Information:- S T CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45201DL2004PTC127181

Company & Directors' Information:- J P G CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45201DL2004PTC124763

Company & Directors' Information:- B O CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U00000DL2000PTC103440

Company & Directors' Information:- V R G CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45208TN2013PTC090378

Company & Directors' Information:- G N R CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U70200KA2004PTC034839

Company & Directors' Information:- E C CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45201DL1998PTC092928

Company & Directors' Information:- I P CONSTRUCTIONS PVT LTD [Active] CIN = U45201DL2005PTC141372

Company & Directors' Information:- A R R S CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45202TZ2008PTC014926

Company & Directors' Information:- S K CONSTRUCTIONS LIMITED [Amalgamated] CIN = U45200DL1972PLC006224

Company & Directors' Information:- D N R CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45200TG2011PTC074563

Company & Directors' Information:- D A P CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45201WB1997PTC086056

Company & Directors' Information:- M R CONSTRUCTIONS PVT LTD [Active] CIN = U45202WB1987PTC041958

Company & Directors' Information:- E AND A CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45200TG2007PTC052569

Company & Directors' Information:- ATM CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45201TN1997PTC037911

Company & Directors' Information:- J N C CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U74899DL1998PTC093071

Company & Directors' Information:- P R D CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45201DL2005PTC132422

Company & Directors' Information:- R A CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U74120DL1999PTC101132

Company & Directors' Information:- S V P CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U15100KA2013PTC072347

Company & Directors' Information:- V G V CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45201TZ2003PTC010825

Company & Directors' Information:- C K CONSTRUCTIONS INDIA PRIVATE LIMITED [Active] CIN = U45309DL2021PTC382589

Company & Directors' Information:- C L S CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U74899DL1995PTC074067

Company & Directors' Information:- R M CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45201DL2005PTC136640

Company & Directors' Information:- R K CONSTRUCTIONS (INDIA) PRIVATE LIMITED [Active] CIN = U45400UP2009PTC039089

Company & Directors' Information:- H M R CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U27209WB1944PTC011901

Company & Directors' Information:- H A M CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45201DL2005PTC140214

Company & Directors' Information:- B M R C CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45201DL2004PTC126958

Company & Directors' Information:- A V A CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45200DL2006PTC154123

Company & Directors' Information:- N B CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U70109DL2006PTC153179

Company & Directors' Information:- V P V CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45202TZ2002PTC010021

Company & Directors' Information:- P K CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45202WB1990PTC048623

Company & Directors' Information:- D B S CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45201BR1990PTC003954

Company & Directors' Information:- P R P CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45201TN1995PTC032833

Company & Directors' Information:- N S CONSTRUCTIONS (INDIA) LIMITED [Active] CIN = U70101DL1997PLC088867

Company & Directors' Information:- B B CONSTRUCTIONS LTD [Active] CIN = U70101WB1988PLC045084

Company & Directors' Information:- S V P CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45203KA2013PTC072347

Company & Directors' Information:- S. C. CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45400AS2012PTC010876

Company & Directors' Information:- K & R CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45201AS2011PTC010822

Company & Directors' Information:- M CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45200MH2004PTC148776

Company & Directors' Information:- V Y CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45201UP2014PTC062964

Company & Directors' Information:- G V B CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U70100TG1998PTC028935

Company & Directors' Information:- P K D CONSTRUCTIONS PVT LTD [Strike Off] CIN = U74999WB1980PTC032820

Company & Directors' Information:- SOUTH INDIA CONSTRUCTIONS PVT LTD [Strike Off] CIN = U45201KL1988PTC004944

Company & Directors' Information:- H K P CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45202OR2001PTC006458

Company & Directors' Information:- G S S CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45201TZ1992PTC003665

Company & Directors' Information:- C AND M CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45201DL2004PTC130723

Company & Directors' Information:- A G P CONSTRUCTIONS COMPANY PRIVATE LIMITED [Active] CIN = U45201AN2006PTC000078

Company & Directors' Information:- S I A CONSTRUCTIONS PVT LTD [Active] CIN = U45202WB1993PTC061189

Company & Directors' Information:- P H CONSTRUCTIONS PRIVATE LIMITED [Under Process of Striking Off] CIN = U45201DL2004PTC125388

Company & Directors' Information:- G G CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U74899DL1987PTC028772

Company & Directors' Information:- N S V CONSTRUCTIONS PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U70101WB1997PTC084753

Company & Directors' Information:- S M C CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45201MH2000PTC123619

Company & Directors' Information:- T AND P CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45309PN2020PTC191603

Company & Directors' Information:- R K CONSTRUCTIONS PVT LTD [Strike Off] CIN = U24248UP1984PTC006613

Company & Directors' Information:- H V CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45400MH2008PTC183930

Company & Directors' Information:- K M S CONSTRUCTIONS PVT LTD [Active] CIN = U26931TG1983PTC004119

Company & Directors' Information:- M S R CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45201TG2000PTC035352

Company & Directors' Information:- K P C CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45204DL2012PTC233771

Company & Directors' Information:- A G M CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45202KL2002PTC015340

Company & Directors' Information:- A N CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45400UP2008PTC035171

Company & Directors' Information:- D N CONSTRUCTIONS PVT LTD [Active] CIN = U45203AS1983PTC002024

Company & Directors' Information:- S R PETROLEUM PRIVATE LIMITED [Strike Off] CIN = U23200MH1999PTC122909

Company & Directors' Information:- P S V CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45209TG2009PTC064768

Company & Directors' Information:- K B C CONSTRUCTIONS LIMITED [Strike Off] CIN = U45209CH2011PLC032890

Company & Directors' Information:- T T S CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45403KL2020PTC064299

Company & Directors' Information:- V B R CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45200TG1997PTC027406

Company & Directors' Information:- M R Y CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45400DL2008PTC172953

Company & Directors' Information:- V S CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45201KA1980PTC003939

Company & Directors' Information:- J B CONSTRUCTIONS LTD [Strike Off] CIN = U45201WB1981PLC034263

Company & Directors' Information:- S D R CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45201OR2010PTC012083

Company & Directors' Information:- M. G. B. CONSTRUCTIONS PRIVATE LIMITED [Under Process of Striking Off] CIN = U45400DL2015PTC281859

Company & Directors' Information:- V N CONSTRUCTIONS (INDIA) PRIVATE LIMITED [Active] CIN = U45200KA2015PTC083425

Company & Directors' Information:- R D S CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45202PN2001PTC016041

Company & Directors' Information:- T R CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45400DL2007PTC161605

Company & Directors' Information:- J B J CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45201DL2004PTC130303

Company & Directors' Information:- A I B CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45309KA2021PTC146378

Company & Directors' Information:- A AND V CONSTRUCTIONS PVT LTD [Strike Off] CIN = U65992TG1987PTC007890

Company & Directors' Information:- M R G CONSTRUCTIONS PVT LTD [Strike Off] CIN = U45201MP1994PTC008620

Company & Directors' Information:- P D R CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U72100KA1986PTC007383

Company & Directors' Information:- A P CONSTRUCTIONS PVT LTD [Strike Off] CIN = U74210WB1979PTC032397

Company & Directors' Information:- J N D CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45201DL1997PTC088802

Company & Directors' Information:- P. R. CONSTRUCTIONS PVT LTD [Strike Off] CIN = U45202MP1982PTC002078

Company & Directors' Information:- M AND M CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45201DL1992PTC051503

Company & Directors' Information:- J AND T CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45200TG1999PTC031067

Company & Directors' Information:- N. P. PETROLEUM LIMITED [Strike Off] CIN = U23201UP1995PLC018153

Company & Directors' Information:- CONSTRUCTIONS CO OF INDIA PRIVATE LIMITED [Strike Off] CIN = U29248UP1946PTC001471

Company & Directors' Information:- K S CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U29248UP1982PTC005640

Company & Directors' Information:- J. P. CONSTRUCTIONS PRIVATE LIMITED [Under Process of Striking Off] CIN = U45202CT2007PTC020304

Company & Directors' Information:- I M CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45201DL2003PTC122889

Company & Directors' Information:- J V R INDIA CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45201DL2004PTC129898

Company & Directors' Information:- S J M CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U70101KA1997PTC023146

Company & Directors' Information:- L S CONSTRUCTIONS INDIA PRIVATE LIMITED [Active] CIN = U45202KA2012PTC063895

Company & Directors' Information:- I & I CORPORATIONS PRIVATE LIMITED [Active] CIN = U51909GJ2014PTC078103

Company & Directors' Information:- R H PETROLEUM PRIVATE LIMITED [Active] CIN = U23209MH1996PTC101701

Company & Directors' Information:- G D CONSTRUCTIONS PVT LTD [Strike Off] CIN = U45201WB1985PTC039687

Company & Directors' Information:- B G CONSTRUCTIONS PVT LTD [Active] CIN = U70109WB1989PTC046859

Company & Directors' Information:- J & J CONSTRUCTIONS PVT LTD [Not available for efiling] CIN = U70109WB1991PTC052664

Company & Directors' Information:- M C CONSTRUCTIONS PVT LTD [Strike Off] CIN = U70101WB1985PTC039150

Company & Directors' Information:- N C CONSTRUCTIONS PVT LTD [Strike Off] CIN = U70101WB1987PTC042382

Company & Directors' Information:- M R B CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45201CH1995PTC017071

Company & Directors' Information:- B A CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45201PB2002PTC024960

Company & Directors' Information:- B AND W CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U17291DL2007PTC170930

Company & Directors' Information:- A S D CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45201DL2004PTC125030

Company & Directors' Information:- P K CONSTRUCTIONS PVT LTD [Strike Off] CIN = U45200AP1987PTC008025

Company & Directors' Information:- G K CONSTRUCTIONS PVT LTD [Strike Off] CIN = U45201AS1988PTC003035

Company & Directors' Information:- H H CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45200MH1980PTC022610

Company & Directors' Information:- S D C CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45209AP2011PTC074468

Company & Directors' Information:- C J CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U70101DL1996PTC082457

Company & Directors' Information:- R R CONSTRUCTIONS PVT LTD [Strike Off] CIN = U74210OR1989PTC002234

Company & Directors' Information:- N D F C CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45201MH2004PTC144493

Company & Directors' Information:- J H CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45200MH1998PTC115057

Company & Directors' Information:- S. CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U70101MH2003PTC139538

Company & Directors' Information:- L D F CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45400UP2009PTC037275

Company & Directors' Information:- K P N R CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45200TG2014PTC092096

Company & Directors' Information:- J D CONSTRUCTIONS (INDIA) PRIVATE LIMITED [Active] CIN = U45209TG2010PTC071441

Company & Directors' Information:- R . C . S . CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U36911UP1999PTC024964

Company & Directors' Information:- U R CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45400WB2007PTC120032

Company & Directors' Information:- H M K CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45400WB2012PTC184485

Company & Directors' Information:- O P B K CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U74899DL1992PTC047760

Company & Directors' Information:- G A CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U74899DL2001PTC109333

Company & Directors' Information:- A J N CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U74899DL2005PTC142336

Company & Directors' Information:- J. N. CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45200BR2011PTC017019

Company & Directors' Information:- J. L. CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45500AP2016PTC104385

Company & Directors' Information:- U E CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45201KA2002PTC030635

Company & Directors' Information:- U D CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45201OR1990PTC002649

Company & Directors' Information:- C & A CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45201TN1989PTC017300

Company & Directors' Information:- R S S CONSTRUCTIONS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U45202JH1990PTC003927

Company & Directors' Information:- P AND P CONSTRUCTIONS PVT LTD [Strike Off] CIN = U45200TG1992PTC015113

Company & Directors' Information:- I. A. CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U70100TG1998PTC029569

Company & Directors' Information:- B J CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45200MH1972PTC015731

Company & Directors' Information:- S A K CONSTRUCTIONS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U45400TG2007PTC055386

Company & Directors' Information:- L & I CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45201UR2006PTC032334

Company & Directors' Information:- A.T. CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45201UP1990PTC011951

Company & Directors' Information:- P B R CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45201AP1998PTC028800

Company & Directors' Information:- I R CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45201DL1996PTC084160

Company & Directors' Information:- M A M CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45201TZ2003PTC010667

Company & Directors' Information:- K S M PETROLEUM PRIVATE LIMITED [Active] CIN = U01120TZ1978PTC000800

Company & Directors' Information:- V. M. R. CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45202AP1996PTC023724

Company & Directors' Information:- Y P S CONSTRUCTIONS PVT LTD [Strike Off] CIN = U45201CH1993PTC013953

Company & Directors' Information:- A. W. CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45200MP2009PTC022110

Company & Directors' Information:- S B R CONSTRUCTIONS PVT LTD [Active] CIN = U70100MH1982PTC027337

Company & Directors' Information:- G V K CONSTRUCTIONS P LTD [Strike Off] CIN = U45201TN1985PTC011867

Company & Directors' Information:- G T CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U51101UP1980PTC004982

Company & Directors' Information:- I. N. CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45400JK2013PTC003931

Company & Directors' Information:- B. R. B. CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U74899DL1990PTC039632

Company & Directors' Information:- N. M. CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U74899DL1995PTC067227

Company & Directors' Information:- B N CONSTRUCTIONS PVT LTD [Strike Off] CIN = U45201OR1981PTC001015

Company & Directors' Information:- D F CONSTRUCTIONS PVT LTD [Strike Off] CIN = U45201CH1991PTC011820

Company & Directors' Information:- J AND J CONSTRUCTIONS PVT LTD [Strike Off] CIN = U45201KL1980PTC003192

Company & Directors' Information:- L AND S CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45400PB2009PTC032554

Company & Directors' Information:- M T M CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45201TZ2005PTC011626

Company & Directors' Information:- I S K CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45202TN2006PTC059103

Company & Directors' Information:- K R V CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45400TN2010PTC075836

Company & Directors' Information:- R S I CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45400TN2010PTC078562

Company & Directors' Information:- D & Y CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45200PN2009PTC134889

Company & Directors' Information:- K & Y CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45200PN2014PTC150194

Company & Directors' Information:- L. K. M. CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45201MH2006PTC164835

Company & Directors' Information:- K & H CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45400MH2011PTC218327

Company & Directors' Information:- J J K CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45400MH2013PTC244977

Company & Directors' Information:- A. M. PETROLEUM PRIVATE LIMITED [Strike Off] CIN = U51524MH2014PTC255581

Company & Directors' Information:- M K CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45200MH2000PTC127425

Company & Directors' Information:- S R R CONSTRUCTIONS PVT LTD [Active] CIN = U45202MH1982PTC027359

Company & Directors' Information:- 4 F CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45400TG2012PTC081501

Company & Directors' Information:- N N C CONSTRUCTIONS PRIVATE LIMITED [Under Process of Striking Off] CIN = U45400TG2015PTC099840

Company & Directors' Information:- J S J CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U74900TN2016PTC103860

Company & Directors' Information:- Q AND Q CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45200TG2004PTC043373

Company & Directors' Information:- V M N R CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45209TG2013PTC087032

Company & Directors' Information:- S I CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45209CH2014PTC035188

Company & Directors' Information:- R S A CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45400DL2009PTC193200

Company & Directors' Information:- B B R L CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45400DL2011PTC217588

Company & Directors' Information:- M AND R CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45400DL2012PTC243738

Company & Directors' Information:- A M T CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45400DL2014PTC268935

Company & Directors' Information:- S V S PETROLEUM PRIVATE LIMITED [Active] CIN = U51909DL2002PTC116940

Company & Directors' Information:- K. D. CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U74120DL2009PTC190268

Company & Directors' Information:- G T B CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U70100DL2009PTC193204

Company & Directors' Information:- G N D CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U70100DL2009PTC193472

Company & Directors' Information:- R P T CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45200AP2007PTC055960

Company & Directors' Information:- M N R CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U45200AP2014PTC094893

Company & Directors' Information:- C B N CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45400HR2010PTC040454

Company & Directors' Information:- Y & M CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45400HR2011PTC044664

Company & Directors' Information:- M P K CONSTRUCTIONS PRIVATE LIMITED [Under Process of Striking Off] CIN = U45201KA2001PTC029100

Company & Directors' Information:- H K G N CONSTRUCTIONS PRIVATE LIMITED [Active] CIN = U74210KA2003PTC032055

Company & Directors' Information:- M Y S CONSTRUCTIONS PVT LTD [Active] CIN = U45201KL1995PTC008623

Company & Directors' Information:- R B CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U70102AP1989PTC010527

Company & Directors' Information:- A P N CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45201HP1995PTC017344

Company & Directors' Information:- M T J CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45201KA1991PTC011684

Company & Directors' Information:- SOUTH CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U70100DL1998PTC092197

Company & Directors' Information:- V N V CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U70101DL1992PTC050037

Company & Directors' Information:- U AND I CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U99999MH2000PTC129703

Company & Directors' Information:- H B CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U70100MH1974PTC017866

Company & Directors' Information:- D B CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45200TG2007PTC053917

Company & Directors' Information:- T V L S CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45200TG2008PTC057723

Company & Directors' Information:- N N CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45201TG2006PTC050240

Company & Directors' Information:- R S CONSTRUCTIONS PVT LTD [Strike Off] CIN = U45201CT1983PTC002128

Company & Directors' Information:- A R H CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45200DL2006PTC155870

Company & Directors' Information:- E M CONSTRUCTIONS PRIVATE LIMITED [Strike Off] CIN = U45200DL2008PTC185365

Company & Directors' Information:- K V S CONSTRUCTIONS PVT LTD [Strike Off] CIN = U45201RJ1983PTC002720

Company & Directors' Information:- SOUTH INDIA COMPANY LIMITED [Dissolved] CIN = U74900KL1952PLC001113

Company & Directors' Information:- INDIA PETROLEUM COMPANY LIMITED [Dissolved] CIN = U99999MH1936PTC002453

    A. Nos. 650 & 651 of 2020 & A.No.668 of 2021 in C.S.(Comm. Div). No. 62 of 2020

    Decided On, 19 April 2021

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE G. JAYACHANDRAN

    For the Applicant: R. Balachandran, Advocate. For the Respondents: Krishna Srinivasan, for M/s. S. Ramasubramaniam Associates, Advocates.



Judgment Text

(Prayer in A.No.650 of 2020:- Application is filed under Order XIV and Rule 8 of Original Side Rules and read with Order XXXVIII Rule 2 r/w Section 151 of C.P.C:-To direct the respondent/defendant to deposit on or before 5th of every succeeding calender month a sum of Rs.30,50,000/- (Rupees Thirty Lakhs and fifty thousand only) as future damages payable from 01.01.2020 in the credit of main suit before this Hon'ble High Court.Prayer in A.No.651 of 2020:- Application is filed under Order XIV and Rule 8 of Original Side Rules and read with Order XXXVIII Rule 5 r/w Section 151 of C.P.C:-To pass interim order directing the respondents/defendants to furnish security to the satisfaction of the claim of liquidated damages of Rs.128.90,00,000.00 (Rupees One Hundred and Twenty eight crores and ninety lakhs only) as prayed for in the suit either by way of bank guarantee or deposit of title deeds pertaining to any immoveable properties of the respondents/defendants equivalent to the suit claim before this Hon'ble Court.Prayer in A.No.668 of 2021:-Application is filed under Order XIV and Rule 8 of Original Side Rules read with Order VIII Rule 1 and Section 151 of the Code of Civil Procedure, 1908 and Section 16 of the Commercial Courts Act, 2015.To condone the delay of 187 days in filing the Written Statement in C.S.(Comm).No.62 of 2020.)Common Order:1. The plaintiff is the owner of the immovable property bearing door No.282, (Old No.1/87 L), Mount Road (Anna Salai), Teynampet, Chennai, admeasuring a total extend of four grounds and 2330 sq.ft = 11,930 sq.ft, which is the subject matter of the suit.2. The defendant is in occupation of the suit property. The suit is filed for recovery of liquidated damages of Rs.128,90,00,000/- along with interest at the rate of 12% per annum from 01.01.2020 till the date of realisation and for future damages at the rate of Rs.30,50,000/- per month from 01.01.2020 till the date of handing over the vacant possession of the suit property.3. The plaintiff has filed two applications one application No.650 of 2020, to direct the defendants to deposit Rs.30,50,000/- on or before 5th of every succeeding calender month as future damages and another application No.651 of 2020 to pass interim order directing the defendant to furnish security to the satisfaction of the claim of liquidated damages of Rs.128,90,00,000/- either by way of bank guarantee or deposit of title deeds pertaining to any immovable properties of the defendant.4. The subject matter of the suit determined as commercial dispute. The defendants received the suit summons on 04.03.2020. As per Order VII Rule 1 of C.P.C., the written statement ought to have been filed on or before 03.04.2020. Having not filed the written statement within the limitation, the Applicants/defendants had filed application No.668 of 2020 to condone the delay of 187 days in filing the written statement.5. The facts leading to these three applications in short is that the suit property originally owned by T.Padmanabhan, T.Gopinath and T.Sethuraman jointly. They entered into lease agreement with M/s.Burma Shell Oil Storage and Distribution Company of India on 01.01.1958, for a period of 20 years. The suit land used for erecting pump service and filling station for storage of Petrol and diesel. As per the lease agreement, on expiry of the lease period a right to renew for further period of 20 years was vest with leasee. Before expiry of the first lease period, M/s.Burma Shell Oil Company was acquired by the Government of India in the year 1976 and become M/s.Bharath Petroleum Corporation Limited.6. Meanwhile, the suit property was mortgage by the land owner for the loan availed from M/s.Egmore Benefit Society. In view of default, the property was brought to auction sale and one Mrs.Bharwani purchased the property in the auction sale and the property was conveyed to her vide sale deed dated 24.06.1978.7. After the expiry of 20 years lease period on 31.12.1977, the leasee M/s.Bharath Petroleum Corporation Limited vide letter dated 06.07.1978 sought for renewal of lease for further period of 20 years as per the terms of the agreement. However, the lessor was not interested in renewing the lease. There was exchange of lawyer notice between them, at last by invoking the statutory right under the Burma Shell Acquisition of Undertaking in India Act, the lease was renewed for further period of 20 years commencing from 01.01.1978. Thereafter Mrs.S.Bharwani sold the property to the present plaintiff vide sale deed dated 31.07.1997. The extended lease period of 20 years meanwhile expired on 31.12.1997. The plaintiff, on expiry of lease period sought back the vacant possession of the land. The defendant though attorned the tenancy in favour of the plaintiff, expressed their intention to get the lease renewed for further period of 20 years from 01.01.1998 and made a request on 09.01.1998 to the plaintiff for extension of lease. The plaintiff not agreeable to extend the lease, after issuing quit notice filed O.S.No.711 of 2006 before the III Assistant City Civil Court, Chennai, against the defendant for delivery of vacant possession of the suit property. The defendants filed I.A.No.6009 of 2006 under Section 9 of the Tamil Nadu City Tenants Protection Act and sought for permission to purchase the suit property from the plaintiff. The Trial Court dismissed the I.A.No.6009 of 2009 filed by the defendants holding that the defendant is not entitled to invoke the provision of City Tenants Protection Act.8. Aggrieved by the said order of dismissal, the defendants preferred appeal before the III Additional City Civil Judge, Chennai, in C.M.A.No.20 of 2010. The said appeal was dismissed as devoid of merits on 15.02.2010. Then again, the defendant preferred Revision before the High Court in C.R.P.(PD).No.610 of 2011. The said revision was also dismissed by the High Court, on 09.01.2012. The defendant took up the matter to Hon€™ble Supreme Court and filed S.L.P.No.17435 of 2012 challenging the concurrent filing of the Courts below dismissing the petition filed under Section 9 of Tamil Nadu City Tenant Protection Act. The said S.LP.No.17435 of 2012 (C.A.No.769 of 2020) was also dismissed on 28.01.2020. Meanwhile, the suit O.S.No.711 of 2006 filed by the plaintiff for delivery of vacant possession was allowed on 30.10.2010. The defendant filed appeal in A.S.No.361 of 2010 before the IV Additional City Civil Court. The said appeal was dismissed on 08.01.2021.9. Aggrieved by the concurrent finding and decree of eviction, the defendant preferred S.A.No.185 of 2011 before this High Court and same is pending.10. The Learned Counsel appearing for the appellant in S.A.No.185 of 2011 represented that they have preferred review petition before the Hon'ble Supreme Court against the order dated 28.01.2020 in C.A.No.769 of 2020. Considering the said representation this Court had permitted the defendants herein to continue to run the Petrol bunk in the suit premises till the disposal of the review petition pending before the Hon€™ble Supreme Court. As per-condition for the protection from eviction, the defendant herein had offered to deposit Rs.1 crore and also pay a sum of Rs.3.5 lakhs as rent per month, from march 2021 till the date of disposal of their review petition. The plaintiff had objected that the defendant has not paid even a single rupee for the past 23 years and the arrears had crossed Rs.100 crores. Considering the submission made by the parties on 26.02.2021 this Court had granted interim stay till the disposal of the Review Petition Nos.1063 and 1067 of 2020 pending before the Hon€™ble Supreme Court, on condition to deposit a sum of Rs.2 crore to the credit of the respondent, within a period of six weeks and to deposit a sum of Rs.3.5 lakhs on or before 5th day of every month from the month of march 2021. This order was passed without prejudice to the right of the plaintiff herein in their Application Nos.650 and 651 of 2020 in C.S.No.62 of 2020. Under the above said circumstances, the defendant in the present suit, had filed written statement after expiry of the period of limitation. In the above said factual background, the three applications are taken up for consideration.11. The Learned Counsel appearing for the defendant herein would submit that the right of the plaintiff is protected by way of the interim order passed in C.M.P.No.3758 of 2011 in S.A.No.185 of 2021 dated 26.02.2021 and no further order required in Applications Nos.650 and 651 of 2020 and the delay of 187 days in filing the written statement has to be condoned since, the period of limitation is saved by the order passed by the Hon€™ble Supreme Court in suo motu W.P.(Civil).No.3 of 2020 dated 23.03.2020 which was further clarified by the Hon€™ble Supreme Court in its subsequent orders. According to the Learned Counsel for the defendant, the suit summon was received by the defendants on 04.03.2020 as per the provisions of Commercial Court Act and amended Order VIII Rule 1 of C.P.C., the written statement has to be filed within 30 days from the receipt of the suit summons i.e., by 04.04.2020. Delay upon 90 days can be condoned for reasons recorded and on payment of such costs. Beyond 120 days, the defendants right to file written statement gets forfeited.12. In the present case, the 30 days limitation period expired on 04.04.2020 and 120 days time limit expired on 02.07.2020. However, in view of moratorium imposed by the Hon€™ble Supreme Court regarding limitation vide its order dated 23.03.2020 through there is delay of 187 days in filing the written statement, the defendant right to file the written statement is not forfeited.13. In response to the above submission. The Learned Counsel appearing for the plaintiff would submit that the defendant wants to misuse the order passed by the Hon€™ble Supreme Court in suo motu W.P.(C).No.3 of 2020 dated 23.03.2020 which was issued invoking Article 142 of the Constitution, to do substantial justice for the litigants who were unable to access the Court due to pandemic. In this case, the defendant was all throughout had access to the Court and participating in the proceedings.14. The Hon'ble Supreme Court taken suo motu cognizance of the situation arising out of the challenge faced by the Country on account of Covid-19 Virus and resultant difficulties that may be faced by litigants across the Country in filing their petitions/applications/suits/appeal/ all other proceedings within the period of limitation prescribed under the general law of limitation or under Special Laws and passed the following order in Suo Motu Writ Petition (Civil) No.3 of 2020.ORDER€œThis Court has taken Suo Motu cognizance of the situation arising out of the challenge faced by the country on account of Covid-19 Virus and resultant difficulties that may be faced by litigants across the country in filing their petitions/applications/suits/appeals/all other proceedings within the period of limitation prescribed under the general law of limitation or under Special Laws (both Central and/or State).To obviate such difficulties and to ensure that lawyers/litigants do not have to come physically to file such proceedings in respective Courts/Tribunals across the country including this Court, it is hereby ordered that a period of limitation in all such proceedings, irrespective of the limitation prescribed under the general law or Special Laws whether condonable or not shall stand extended w.e.f. 15th March 2020 till further order/s to be passed by this Court in present proceedings.We are exercising this power under Article 142 read with Article 141 of the Constitution of India and declare that this order is a binding order within the meaning of Article 141 on all Courts/Tribunals and authorities.This order may be brought to the notice of all High Courts for being communicated to all subordinate Courts/Tribunals within their respective jurisdiction.Issue notice to all the Registrars General of the High Courts, returnable in four weeks.€16. As far as, the Madras High Court is concerned during the pandemic period but for initial few weeks the difficulty or impediment for the parties to file their pleadings was substantially mitigated and facility was provided for the parties to file pleadings either through e-mail or in the drop box provided in the High Court Campus. Even during the most difficulty period and peak of Pandemic, this Court was functioning with certain restrictions and facilitated the litigants to furnish soft copy through e-mail or hard copy of the case papers to the Registry. Notification No.113/2020, dated 17.04.2020 and Notification No.143/2020 dated 13.07.2020 issued by the High Court is sufficient record to indicate the factual situation in the Principal Bench of Madras High Court during the peak of Pandemic.NOTIFICATION NO.113/2020In Furtherance of the efficacious steps already taken by the Hon'b1e The Chief Justice of Madras High Court to combat the spread of Corona Virus (COVID- 19) and in continuation to the changes made in the Sitting Arrangement made vide Notification No. 110,11l & 112 of 2020 dated 23.03.2020, 12.04.2020& 17.04.2020 respectively and the restrictions imposed on function of High Court confining only to extremely urgent matters through Video Conferencing or otherwise vide Circular dated 24.03.2020 and 12.04.2020 in ROC.No.1363/2020/RG, the Hon€™ble the Chief Justice of this High Court has been pleased to issue the following further directions with reference to the mode of filing and hearing of cases in the Principal Seat at Madras:-1. Inviewof theinconvenienceto be faced by the lawyers, litigant etc.in physically attendingcourt proceeding dueto lockdown, court proceeding of extreme urgent matters shall be conducted via video-conferencing or otherwise through the mode which is compatible to the Registry from time to time.2. For all matters involving extreme urgency, the Advocate/Party is first required to send the scanned copy of the Petition/Application/Grounds of appeal along with the requisite documents as filed physically in the Registry in support of their case, the scanned copy of Memo containing not more than 200 words citing attention to be required to hear the case during this exigencyandtheprecisely made Written Arguments in PDF Format to the emailID-m.jothiraman@aij.gov.in and to the email ID of the Designated Officer concerned of the Registry mentioned as follows:For Writ JurisdictionJoint Registrar (Writ)jrwritmhc@gmail comFor Original Side casesJoint Registrar(Original Side)jroriginalsidemhc@gmail.comFor Appellate Side casesJoint Registrar (Appellate Side)jrappellatesidemhc@gmail.comFor Criminal Side casesDeputy Registrar (Criminal Side)drcrlside@gmail.com3. If Advocate/Party intend to file Petition/ Appeal /Application against Union or State during this exigency, the CarbonCopy (CC)ofthe same is requiredto be marked to the respective Law Officers in the following email-ID:For Civil and Writ Petitions against Government of Tamil Nadujpkkjd@yahoo.co.inFor Civil and Writ Petitions against Union of Indiaasgisouth@gmail.comFor Criminal Cases against Government of Tamilnaduppofficecovid19@gmail.comFor all cases against Government of Puducherrypp-highcourt.py@gov.in4. The said Memo shall inter-alia clearly contain the case-details, contact-details of the Advocate/Party including e-mail id, mobile number and alternate number(s), Enrolmentnumberand residence/office address with Pin Code. The said Memo shall also contain the undertaking that they will abide with the instructions given by the Information Technology Wing of the Registry for effective functioning of Court through Video Conferencing.5. The Court fee and other charges, if payable to the Petition/Application/Appeal so filed, shall be remitted through E-stamping facility by utilizing the services of STOCK HOLIDING CORPORATION OF INDIA LIMITED (SHCIL) through on-line mode or otherwise and the scanned acknowledgment receipt for the said remittance shall be sentalong with the copy of the Petition/Application/Appeal.6. Advocates/Parties are required to remit Court fee and other charges that are payable to the Appeals/Petitions/Applicationssofar filed through email and Registered by the Registry ie., from 26.03.2020 to 17.04.2020 within the period of two weeks from the date of Functioning of Regular Court.7. Upon receipt of the case papers along with the Memo, the same shall be placed before the Hon€™b1e Court concerned through e-mode, for obtaining permission by the Registry. If the Hon€™b1e Court concerned so directs, then only the case will be taken up on file, otherwise, the case shall deemed to be considered as non-emergent case.8. Upon receiptofthe permission fromthe Hon€™bleCourtconcernedfor entertaining the case, the sameshallbe intimatedto theAdvocate/Party,if the Hon'ble Court considers as necessary,by theDesignatedOfficerby return of email or byothermeansofcommunication as per the directions of the Hon'ble Court concerned.9. If theHon'ble Court insists for the hard copy of the case papers, the Advocate/Party shall make necessary arrangements to furnish hard copy of the case papers that are sent through e-mail. The said hard copy of the case papers shall be handover to the Registry in the Pass Counters near Dr.Ambedkar Statue in the High Court campus from 10.30 a.m. to 1.00 p.m. during Court working days.10. The Registry would act only upon such emails that are sent to the email ID as specified above, and reply would be sent by the Designated Officer concerned, only when the Hon€™b1e Court so directs, to the same email ID from where the request would have come or by other means of communication as per the directions of the Hon€™b1e Court concerned.11. Instructions for participating Court Proceedings through Video Conferencing facility will be intimated to the Advocates/Parties by the Registry.//BY ORDER OF THE HO N€™BLE THE CHIEF JUSTICE//High Court, Madras REGISTRAR(JUDICIAL)Dated: 17.04.202017. Subsequently, the Registry of this Hon'ble High Court in Notification No.143/2020, dated 13.07.2020 issued the following directions.Notification No.143/2020In supersession to the Notification No.134/2020 dated 03.07.2020 and in pursuance of the Resolution of the Hon€™ble Administrative Committee dated 12.07.2020 wherein options are given to the Advocates/Parties-in-Person to select mode of filing of case papers either through email or physically in the High Court premises, the following instructions are issued and to be implemented with effect from 14.07.2020:Instructions for Email Filing:1. Advocate/Party-in-Person who have chosen to file scanned case papers through email mode, are required to comply all the requirements necessitated in Notification Nos.113/2020 and 122/2020 dated 17.04.2020 and 31.05.2020 respectively.2. Upon receipt of the case papers through e-mail, the examiners of the Registry will scrutinize the same and if found otherwise in order, then before assigning case number, the Registry will inform the Advocate/Party-in-Person through e-mail for furnishing hard copy of case papers.3. If case papers found defective, then the same will be intimated to Advocate/ Party-in-Person through e-mail only and after curing the defects pointed out by the Registry, the Advocate/Party-in-Person shall send clean copy of only such scanned case papers through e-mail. Thereafter, before assigning case number, the Registry will inform the Advocate/Party-in-person through e-mail to furnish hard copy of the case papers.4. Upon intimation from the Registry for filing hard copy of case papers, Advocate/Party-in-Person are required to file the hard copy of case papers by clearly mentioning the mode of filing ie., €œE-MAIL FILING€ in the docket sheet.In addition to the above, Advocate/Party-in-person are required to file a memo containing case details that are sent to Registry through e-mail. The aforesaid case papers shall be filed in the designated Counter installed near South Gate (Gate No.7) of the Madras High Court campus with a separate Drop Boxes kept for collecting case papers pertaining to all branches i.e., Appellate Side, Writ, Criminal Side and Original Side. The said Counter shall function from 10.30 a.m. to 1.30 a.m. on all working days.Instructions For Physical Filing:5. Advocate/Party-in-Person who have chosen to file case papers physically, are required to file the said case papers in the drop box as provided in the High Court campus. Advocate/Party-in-Person shall clearly mention the mode of filing ie., €œPHYSICAL FILING€ in the docket sheet of case papers and also mention their mobile number and e-mail id in the docket sheets.6. After due fumigation process, the Registry will scrutinize the case papers so received and if found otherwise in order, then the Registry will proceed further.7. If case papers found defective, then the same will be intimated to the Advocate/Party-in-Person through email or through other means of communication. After curing the defect(s) pointed out by the Registry, the clean copy of such paper(s)/document(s) alone is/are required to be submitted at the very same filing counter. In addition to the above, Advocate/Party-in-Person shall submit a memo containing an undertaking that they will take steps to rectify the corrections required to be made in the original case papers as such found in clean copy of case papers after resuming regular court functioning.General Instructions:8. The Case papers filed in the drop box, will be taken up for further course of action only after a day of quarantine, in order to give sufficient time for COVID €“ 19 virus to extinct.9. Advocate/Party-in-person may continue to exercise option to file Bail Applications through e-filing mode by following the instructions issue vide Notification in ROC.No.30036-A/2020/e-court, dated 20.04.2020.10. No hard copies/case papers shall be returned physically under any circumstances during this COVID-19 lockdown period or till the normal case filing is restored except with the leave of the Hon€™ble Court upon request made.11. The Advocate/Party-in-Person who are coming to file case papers shall have access upto the Counter installed near South Gate (Gate No.7) of Madras High Court Campus.12. The attendees to the filing counter shall adhere to all necessary guidelines issued by the Government of India and the Government of Tamil Nadu on the restrictions to prevent from COVID-19 viral infection and also ensure that the bearer of the case paper shall not be the resident of hot spot area/containment zone notified by the concerned local body.13. The attendees are requested to give fullest cooperation to the security personnel deployed near the filing counter in the High Court campus for smooth functioning of the filing facility.//BY ORDER OF THE HON€™BLE THE CHIEF JUSTICE//High Court, MadrasDated: 13.07.2020 Registrar (Judicial)18. Therefore, at the outset, the reason for which the limitation was extended by the Hon'ble Supreme Court in suo motu W.P.(C).No.3 of 2020 by letter may apply to defendant but not on spirit. Particularly, when the defendant had participated in the proceedings during this period through video conference facility and had filed a petition under Order VII Rule 11 (d) of C.P.C to reject the plaint as the suit is barred under Order II Rule 3 & 4 of C.P.C. The notes paper of this case indicates that on 14.07.2020 when the matter was heard by this Court to hear the Application Nos.650 and 651 of 2020, the Learned Counsel for the plaintiff as well as the defendant were present through video conference and the Court has recorded that as on date the defendant have not filed the written statement. The Court adjourned the case, directing the defendant to examine the provisions of Commercial Courts Act, regarding the time limit prescribed for filing the written statement and to take appropriate decision for filing the written statement. This Court, taking note of the fact that the defendant has not filed the counters in the A.Nos.650 and 651 of 2020 had adjourned the matter on 27.07.2020 with the following directions.€œFor filing counter and for taking a decision for filing written statement, list the matter once again on 27.07.2020. No further time will be granted for filing counter.€19. When the matter was taken up on 27.07.2020, the defendant has reported to the Court that they have filed an application seeking rejection of the plaint and to give a finding on determination of jurisdiction. This Court has adjourned the matter to 07.08.2020 for the Registry to verify whether any application is received and numbered, if so, list the same for hearing. The application to reject the plaint filed by the defendant was taken on file numbered as A.No.1633 of 2020 thereafter, matter was adjourned for filing counter and after hearing the Learned counsels on 09.12.2020, order in the application was reserved and pronounced on 07.01.2021. The Application (A.No.1633 of 2020) to reject the plaint was dismissed with cost of Rs.1,00,000/-. While the defendant had been participating in the proceedings effectively atleast since 14.07.2020 and been cautioned about the time limit prescribed for filing written statement, the defendant had chosen to file the written statement only on 08.10.2020. From the Registry notes, this Court finds that the suit summons was served on 1st defendant on 17.03.2020. The 2nd defendant received the summons on 04.03.2020. The time prescribed to filing written statements under Order VIII Rule 1 of C.P.C., is 30 days and further period of 90 days is permitted if the Court is satisfied with the reason for delay. On expiry of 120 days from the date of service of summons, the defendant shall forfeit the right to file written statement and the Court shall not allow the written statement to be taken on record. It is a mandatory provisions which is non-negotiable.20. The defendants wants to take advantage of the order passed by the Hon'ble Supreme Court in suo motu W.P.(C).No.3 of 2020. The defendant claim that the State of Tamil Nadu continued to be under Lockdown on account of pandemic for the said reason, the applicant could not file the written statement within a limitation period of 120 days prescribed under the Commercial Courts Act and the delay is neither wilful nor wanton.21. On examining the above averments, this Court finds that the State of Tamil Nadu was not under complete Lockdown on account of pandemic as on 02.07.2020. More particularly, as per notification No.143 of 2020 dated 13.07.2020 the Registry of the High Court was functioning and permitting the parties to file their documents either physically or through e-mail and appear through video conferencing. As far as this defendant is concerned, it is obvious from the record that the defendant has been participating the proceedings during this period had filed this Application No.1633 of 2020 and other documents contested the matter through Counsel. It is proved beyond any pale of doubt there was no difficulty for the defendant to file the written statement within the time prescribed through e-mail or drop the hard copy in the drop box provided within the Court premises after 14.07.2020.22. This Court take note of the fact that the defendant at one breath want to reject the plaint and had filed a petition to that effect on 27.07.2020. At the same time, wants to condone the delay beyond the statutory limit on the ground that he was prevented from filing the written statement due to pandemic situation. It is a clear attempt to abuse the benevolent order of the Hon'ble Supreme Court to circumvent the statutory provisions. If this application is allowed and delay is condoned, it will amount to aiding a wilful defaulter and lead to complete injustice.23. The Hon'ble Supreme Court in SCG Contracts (India) Private Limited -vs- K.S.Chamankar Infrastructure Private Limited and others reported in (2019) 12 SCC 210, has held that the Court dealing suit under Commercial Court Act have no power to extend the time for filing written statement after expiry of 120 days from the date of receipt of the summons. The order of the Hon'ble Supreme Court in suo motu W.P.(C).No.3 of 2020, dated 23.03.2020 which intended to obviate difficulty that faced by the litigants across the Country in filing the petitions, suits, applications, plaint, appeals, all other proceedings within the period of limitation prescribed under the general law of limitation or under Special Laws is not applicable to the defendant herein since the defendant demonstrable had no difficulty to file the written statement in time. There was no difficulty for the defendant to get access to the Court which needed to be obviated.24. This Court is of the view that the wilful default of the defendant in not filing the written statement within time prescribed though he had all wherewithal and opportunity to file will obviously lead to forfeiture of his right to file written statement on expiry of the limitation period.25. Recently when Hon'ble Supreme Court had occasion to decide the issue regarding limitation in the light of its suo motu order dated 23.03.2020 in Sagufa Ahmed -vs- Upper Assam Plywood Products Private Limited reported in 2021 (2) SCC 317 vide order dated 18.09.2020 by Three Judges Bench, the intention of the Court for passing the suo motu order explained in following words:-€œ17. But we do not think that the appellants can take refuge under the above order. What was extended by the above order of this Court was only the period of limitation and not the period upto which delay can be condoned in exercise of discretion conferred by the statute. The above order passed by this Court was intended to benefit vigilant litigants who were prevented due to the pandemic and the lockdown, from initiating proceedings within the period of limitation prescribed by general or special law. It is needless to point out that the law of limitation finds its root in two latin maxims, one of which is vigilantibus et Non Dormientibus Jura Subveniunt which means that the law will assist only those who are vigilant about their rights and not those who sleep over them.€26. This Court firmly believe that the benevolence shown by the Apex Court to extent limitation in view of the pandemic situation is to obviate difficulty faced by litigants who were really unable to participate in the proceedings on account of Covid-19 virus and resultant difficulty that may be faced.27. The spirit behind the suo motu order passed under Article 142 of the Constitution, cannot be allowed to be abused by mighty corporate, which had at its disposal all wherewithal to contest the suit for filing petition to reject the plaint and further appeal against the dismissal of the said petition all during the pandemic period but consciously not filing the written statement within the time prescribed.28. To be also noted that this Court during the month of July 2020 (14.07.2020) requested the defendant to ensure filing written statement by taking note of the period of limitation. Notwithstanding the gentle reminder by this Court, the defendant had filed the written statement only in the month of October (08.10.2020). In the affidavit to condone the delay, there is no whisper how Covid-19 prevented the defendant from filing the written statement within the time prescribed. The relevant paragraph of the affidavit filed in support of condone delay petition reads as below:-2. I submit that the respondent has filed the above suit praying for a decree of damages to the tune of Rs.128,90,00,000/- as well as future damages of Rs.30,50,000/- per month. I submit that the summons in the suit were served on the applicants on 04.03.2020. The applicants entered appearance through their counsel by filing the Vakalatnama. However, on 25th March 2020 onwards a nationwide lockdown was imposed on account of COVID-19. This lockdown was extended on various dates over a period of 6 months bringing to a complete halt, the normal life.3. Taking note of the extremely critical situation, I am informed that the Hon'ble Supreme Court of India passed an omnibus order on 23.03.2020 extending the period of Limitation under all laws till further orders. Thereafter, on 10.07.2020, this Order was modified to a limited extent in respect of proceedings initiated under the Arbitration & Conciliation Act, more particularly Section 29-A as well as for pre-institution mediation and settlement under Section 12-A of the Commercial Courts Act. By this order dated 10.07.2020, the Hon'ble Supreme Court was pleased to extend the period of limitation from the time when the lockdown is lifted plus 45 days thereafter. No further orders have been passed by the Hon'ble Supreme Court in this regard. It is also necessary to mention here that though the Government has relaxed certain conditions and permitted commercial and other activities to resume, the State of Tamil Nadu has extended the lockdown till 31st October 2020.4. I submit that under the Commercial Court Act, the Defendant is required to file the written statement within a period of 30 days from the date of service of summons and if it fails to do so, shall not file the same beyond a period of 120 days from the date of service of summons. I submit that the summons was served on the applicants on 04.03.2020. The period of 120 days ended on 02.07.2020. On the said date, the State of Tamil Nadu continued to be under a lockdown on account of the pandemic. For the said reason, the applicants could not filed their written statement within the period of 120 days prescribed under the Commercial Courts Act.29. For no valid reason mentioned in the affidavit except mentioning the suo motu order issued to obviate the litigants who had really suffered difficulty in reaching the Court. The said benevolence cannot be extended to a Corporate giant contesting the matter effectively to protect its possession over the property, without paying rent for 23 years.30. Be it as it may, the Apex Court in its order dated 08.03.2021, while disposing the suo motu Writ Petition No.3 of 2020, has issued the following directions:-1. In computing the period of limitation for any suit, appeal, application or proceeding, the period from 15.03.2020 till 14.03.2021 shall stand excluded. Consequently, the balance period of limitation remaining as on 15.03.2020, if any, shall become available with effect from 15.03.2021.2. In cases where the limitation would have expired during the period between 15.03.2020 till 14.03.2021, notwithstanding the actual balance period of limitation remaining, all persons shall have a limitation period of 90 days from 15.03.2021. In the event the actual balance period of limitation remaining, with effect from 15.03.2021, is greater than 90 days, that longer period shall apply.3. The period from 15.03.2020 till 14.03.2021 shall also stand excluded in computing the periods prescribed under Sections 23 (4) and 29A of the Arbitration and Conciliation Act, 1996, Section 12A of the Commercial Courts Act, 2015 and provisos (b) and (c) of Section 138 of the Negotiable Instruments Act, 1881 and any other laws, which prescribe period(s) of limitation for instituting proceedings, outer limits (within which the court or tribunal can condone delay) and termination of proceedings.31. As per the above direction No.3, the outer limit (within which the Court or tribunal can condone delay) also shall stand extended in computing the period of limitation. Therefore, if the said direction is applied, the delay beyond 90 days for filing the written statement need to be condoned, though the applicant does not deserve. Accordingly, the delay is condoned with costs of Rs.1,00,000/- payable to the defendant.32. Regarding A.Nos.650 & 651 of 2020, this petition is filed for directing the defendant to furnish security by way of a bank guarantee or deposit of title deeds pertaining to any immovable property. The claim of the plaintiff is around Rs.128,90,00,000/-. The specific case of

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the plaintiff is that the land is in use and occupation of the defendant/respondent even after the expiry of the lease period. It is alleged that for the past 23 years i.e., since 1998 the respondent/defendant has not paid any money towards the rent for the use and occupation of the property. The said averment is not countered or denied by the defendant except saying that by virtue of the order passed by the Hon'ble High Court in the collateral proceedings (i.e.,) in the S.A.No.185 of 2021 filed against the eviction order, a sum of Rs.2 crore has been deposited and Rs.3.5 lakhs paid every month towards the rent. The interim order dated 26.02.2021 relied by the respondent/defendant reads as below:-€œ5. Considering the submissions of both the parties, this Court is of the view that it would appropriate to pass an order to direct the appellants to pay a sum of Rs.2 crore to the respondent-M/s.ATM Constructions (P) Ltd., and to pay a sum of Rs.3.5 Lakhs as rent from the month of March 2021 until the disposal of the Review Petition.6. Accordingly, the Appellants are directed to pay a sum of Rs.2 crore to the credit of the respondent, M/s.ATM Constructions (P) Ltd., within a period of six weeks time, from the date of receipt of a copy of this order. The rent shall be paid on or before 5th date of every month, from the month of March 2021.7. It is made clear that the appellants have to take necessary steps to bring the Review Petitions at the earliest point of time. It is also made clear that the deposit of amount is only for granting interim stay till the disposal of the Review Petition Nos.1063 & 1067 of 2020, pending before the Hon'ble Supreme Court of India, however, without prejudice the rights of the respondent, which is yet to be adjudicated in C.S.No.62 of 2020 in A.Nos.650 & 651 of 2020.€33. The said order is very clear that the interim order to deposit Rs.2 crore and to pay a sum of Rs.3.5 lakhs every month is without prejudice to any order passed in A.Nos.650 and 651 of 2020. The present suit is for recovery of Rs.128,90,00,000/-. These two applications are to furnish security for the said amount and to pay a sum of Rs.30,50,000/- per month towards damages. The quantum of liquidated damages claimed by the plaintiff has to be ascertained only after examination of witnesses and evidence. The applicant/plaintiff has furnished the state guideline value for the said property which indicates that the guideline value of the property as on 09.06.2017 is Rs.12,730/- per sq.ft. Therefore, this Court tentatively fixed the ground rent at Rs.50/- per sq.ft per month i.e., Rs.600/- per year which is around 5% of the value. While fixing the ground rent at Rs.50/- per square feet, the damages shall be paid for use and occupation is approximately Rs.6,00,000/-. The defendant/respondent is depositing Rs.3.5 lakhs pursuant to the interim order passed in C.M.P.No.3758 of 2021 in S.A.No.185 of 2021 dated 26.02.2021. The balance of Rs.2,50,000/- shall be credited in the account of the plaintiff/applicant on or before 5th of every month, starting from the month of March 2021. The total amount payable by the defendants as tentative rent shall be Rs.6,00,000/-34. Regarding furnishing security, it is alleged that the defendant/respondent Company is negotiating with third party Private Sector to sell the Company. In such circumstances, to protect the interest of the applicant/plaintiff, who had succeeding in the suit for eviction but unable to get the possession of the property in view of the stay granted in S.A.No.185 of 2021. It is equitable to direct the respondent/defendant to furnish security for a sum of Rs.60 crores, which will be about 50% of the suit claim. The security shall be furnished within 45 days from today.35. As a result, the Application Nos.650 & 651 of 2020 are partially Allowed and Application No.668 of 2021 is allowed on payment of costs of Rs.1,00,000/- on or before 15.05.2021. Post the suit on 04.06.2021, for further proceedings.
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