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



M/s. Auto Movers v/s Luminous Power Technologies Pvt. Ltd.,


Company & Directors' Information:- U. P. POWER CORPORATION LIMITED [Active] CIN = U32201UP1999SGC024928

Company & Directors' Information:- D B POWER LIMITED [Active] CIN = U40109MP2006PLC019008

Company & Directors' Information:- INDIA POWER CORPORATION LIMITED [Active] CIN = L40105WB1919PLC003263

Company & Directors' Information:- INDIA POWER CORPORATION LIMITED [Amalgamated] CIN = U40101WB2003PLC097340

Company & Directors' Information:- B L A POWER PRIVATE LIMITED [Active] CIN = U40102MH2006PTC165430

Company & Directors' Information:- LUMINOUS POWER TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U74899DL1988PTC032019

Company & Directors' Information:- L V S POWER PRIVATE LIMITED [Active] CIN = U40100TG1996PTC023552

Company & Directors' Information:- S L S POWER CORPORATION LIMITED [Active] CIN = U40109AP2005PLC047008

Company & Directors' Information:- S L V POWER PRIVATE LIMITED [Active] CIN = U40102KA2002PTC030448

Company & Directors' Information:- S. E. POWER LIMITED [Active] CIN = L40106GJ2010PLC091880

Company & Directors' Information:- E O S POWER INDIA PRIVATE LIMITED [Active] CIN = U32109MH1985PTC037094

Company & Directors' Information:- M S C TECHNOLOGIES LIMITED [Active] CIN = U64201DL2002PLC115040

Company & Directors' Information:- D C POWER LIMITED [Strike Off] CIN = U40109TG1996PLC025996

Company & Directors' Information:- E R AUTO PRIVATE LIMITED [Active] CIN = U34300HR2002PTC035002

Company & Directors' Information:- M K M TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U32109DL2000PTC103261

Company & Directors' Information:- POWER CORPORATION OF INDIA LIMITED [Amalgamated] CIN = U50101WB1997PLC084060

Company & Directors' Information:- V-3 TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72200DL2000PTC105933

Company & Directors' Information:- H K TECHNOLOGIES LIMITED [Converted to LLP] CIN = U51397KA1993PLC014466

Company & Directors' Information:- K Y AUTO PRIVATE LIMITED [Active] CIN = U50300JK2013PTC003849

Company & Directors' Information:- J. S. B. AUTO PRIVATE LIMITED [Active] CIN = U50300DL2010PTC198144

Company & Directors' Information:- T & R AUTO PRIVATE LIMITED [Active] CIN = U50200TG2012PTC082553

Company & Directors' Information:- A S J MOVERS PRIVATE LIMITED [Active] CIN = U74899DL1989PTC034770

Company & Directors' Information:- A AUTO MOVERS PRIVATE LIMITED [Active] CIN = U34105UP1994PTC016649

Company & Directors' Information:- B V POWER PRIVATE LIMITED [Active] CIN = U40106DL2011PTC213428

Company & Directors' Information:- MOVERS (INDIA) PRIVATE LIMITED [Active] CIN = U29244KA1979PTC003510

Company & Directors' Information:- R S TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U30007DL1998PTC093644

Company & Directors' Information:- D R D B AUTO PRIVATE LIMITED [Strike Off] CIN = U74899DL1988PTC032028

Company & Directors' Information:- A-1 AUTO PVT. LTD [Active] CIN = U51502MH2006PTC165934

Company & Directors' Information:- C L C TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U74899DL2000PTC105957

Company & Directors' Information:- R AND H POWER COMPANY PRIVATE LIMITED [Active] CIN = U51109UP1965PTC003067

Company & Directors' Information:- AUTO INDIA PRIVATE LIMITED [Active] CIN = U65991TN1984PTC010923

Company & Directors' Information:- B R POWER LTD [Active] CIN = U40106WB1995PLC073567

Company & Directors' Information:- N M S POWER PRIVATE LIMITED [Active] CIN = U51109WB1999PTC089747

Company & Directors' Information:- I Q TECHNOLOGIES LIMITED [Active] CIN = U72200TG2000PLC034058

Company & Directors' Information:- P R B POWER PRIVATE LIMITED [Strike Off] CIN = U40101TG1995PTC020647

Company & Directors' Information:- IN TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72900DL2010PTC210298

Company & Directors' Information:- K V AUTO LTD [Strike Off] CIN = U28932PB1994PLC014522

Company & Directors' Information:- S V G POWER PRIVATE LIMITED [Active] CIN = U40300AP2012PTC084435

Company & Directors' Information:- POWER TECHNOLOGIES INDIA LTD [Strike Off] CIN = U31909PB1983PLC005622

Company & Directors' Information:- K G N AUTO PRIVATE LIMITED [Active] CIN = U74900PN2015PTC157675

Company & Directors' Information:- J. S. AUTO PRIVATE LIMITED [Active] CIN = U34102UP1986PTC008173

Company & Directors' Information:- H AND H TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U30009CH1999PTC022316

Company & Directors' Information:- S D M TECHNOLOGIES INDIA PRIVATE LIMITED [Active] CIN = U22219KA2013PTC070117

Company & Directors' Information:- M & M TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U99999MH1990PTC056999

Company & Directors' Information:- J. M. POWER TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U51909HR2017PTC067912

Company & Directors' Information:- INDIA POWER PRIVATE LIMITED [Active] CIN = U31900DL1995PTC070096

Company & Directors' Information:- S L S TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U00367KA1988PTC009651

Company & Directors' Information:- A V K TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72200DL2002PTC113742

Company & Directors' Information:- M POWER INDIA PRIVATE LIMITED [Active] CIN = U31908MH2012PTC234343

Company & Directors' Information:- C V TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U52311CH2013PTC034790

Company & Directors' Information:- R G TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U51109DL2000PTC106267

Company & Directors' Information:- P S AUTO PRIVATE LIMITED [Active] CIN = U34300MH1999PTC120052

Company & Directors' Information:- L A TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72900MH2010PTC209195

Company & Directors' Information:- S R MOVERS PVT LTD [Active] CIN = U63031WB1988PTC044863

Company & Directors' Information:- N R TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72900GJ2000PTC038010

Company & Directors' Information:- V G AUTO TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U34162DL2004PTC128740

Company & Directors' Information:- P M C AUTO LIMITED [Strike Off] CIN = U34300DL1995PLC071849

Company & Directors' Information:- B C C AUTO PVT LTD [Active] CIN = U74899DL1992PTC051439

Company & Directors' Information:- A N S INDIA POWER PRIVATE LIMITED [Active] CIN = U51101DL2014PTC266873

Company & Directors' Information:- A G MOVERS PRIVATE LIMITED [Strike Off] CIN = U15542CH1999PTC022472

Company & Directors' Information:- H R TECHNOLOGIES INDIA PRIVATE LIMITED [Strike Off] CIN = U52603MH2003PTC138635

Company & Directors' Information:- H H AUTO PRIVATE LIMITED [Amalgamated] CIN = U34100DL2009PTC192880

Company & Directors' Information:- M M AUTO PRIVATE LIMITED [Strike Off] CIN = U50300UP1988PTC009527

Company & Directors' Information:- C S A TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72300TN1996PTC037105

Company & Directors' Information:- M M K POWER PRIVATE LIMITED [Strike Off] CIN = U40106AP1998PTC030796

Company & Directors' Information:- L AND S TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U99999MH1996PTC104023

Company & Directors' Information:- G B AUTO PRIVATE LIMITED [Strike Off] CIN = U50400MH1998PTC114977

Company & Directors' Information:- G-3 TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U40106UP2020PTC132974

Company & Directors' Information:- D R I TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U74999TG2020PTC144351

Company & Directors' Information:- M G S TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72200TG1997PTC028524

Company & Directors' Information:- C R E M POWER PRIVATE LIMITED [Strike Off] CIN = U40101DL2001PTC111631

Company & Directors' Information:- D T POWER PRIVATE LIMITED [Strike Off] CIN = U40300AP2015PTC097226

Company & Directors' Information:- S B TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72200AP2015PTC097640

Company & Directors' Information:- U AND I TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72200KA1997PTC022565

Company & Directors' Information:- C AND M TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U26900MH1999PTC118353

Company & Directors' Information:- A S D TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72501DL1996PTC078629

Company & Directors' Information:- V V TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72300HR2008PTC037950

Company & Directors' Information:- M C AUTO PVT LTD [Under Process of Striking Off] CIN = U34300DL1977PTC008716

Company & Directors' Information:- C T A MOVERS PVT LTD [Active] CIN = U51103WB1989PTC047754

Company & Directors' Information:- J M S TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U74899DL1994PTC063471

Company & Directors' Information:- E N B AUTO (INDIA) PRIVATE LIMITED [Active] CIN = U34300PB1988PTC008040

Company & Directors' Information:- O L G POWER P LTD [Active] CIN = U30007TN1991PTC020898

Company & Directors' Information:- C 1 TECHNOLOGIES LIMITED [Active] CIN = U72900KA2000PLC027594

Company & Directors' Information:- S W TECHNOLOGIES PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U74140DL1970PTC005326

Company & Directors' Information:- B A TECHNOLOGIES LIMITED [Active] CIN = U74900PN2012PLC143775

Company & Directors' Information:- J TECHNOLOGIES INDIA LIMITED [Active] CIN = U72200TZ2000PLC009315

Company & Directors' Information:- G S POWER LIMITED [Strike Off] CIN = U40102KA2010PLC054033

Company & Directors' Information:- AUTO MOVERS (INDIA) PRIVATE LIMITED [Active] CIN = U50300UP2000PTC025515

Company & Directors' Information:- J N TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U74899DL1992PTC050546

Company & Directors' Information:- E S S TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U74899DL1994PTC058548

Company & Directors' Information:- J V D TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72200MH2005PTC157334

Company & Directors' Information:- J K TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72900DL2000PTC108155

Company & Directors' Information:- POWER AND POWER PVT LTD [Active] CIN = U31300AS1989PTC003282

Company & Directors' Information:- I E M TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72900MH2008PTC187513

Company & Directors' Information:- P D M POWER PRIVATE LIMITED [Active] CIN = U40104AS2014PTC011780

Company & Directors' Information:- D. A. TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72900DL2008PTC173738

Company & Directors' Information:- K M TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72200DL2006PTC150457

Company & Directors' Information:- D. L. TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U74120DL2008PTC175475

Company & Directors' Information:- K D R AUTO PRIVATE LIMITED [Active] CIN = U34300DL2005PTC132732

Company & Directors' Information:- S B S POWER PRIVATE LIMITED [Strike Off] CIN = U40100AP2012PTC083965

Company & Directors' Information:- K-7 TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72200KA2001PTC028991

Company & Directors' Information:- B & G POWER LIMITED [Active] CIN = U40105PB2010PLC033765

Company & Directors' Information:- K S R AUTO PRIVATE LIMITED [Active] CIN = U34300PN2011PTC140367

Company & Directors' Information:- T & T TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U33112UP2001PTC026185

Company & Directors' Information:- R P J TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72300UP1994PTC016135

Company & Directors' Information:- S J R S TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72200DL2008PTC185244

Company & Directors' Information:- E M TECHNOLOGIES INDIA PRIVATE LIMITED [Active] CIN = U74899DL2005PTC141257

Company & Directors' Information:- L & Q TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72200KA2015PTC082491

Company & Directors' Information:- B T I B TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U73100KA2006PTC038314

Company & Directors' Information:- J P AUTO PVT LTD [Strike Off] CIN = U50402WB1991PTC052147

Company & Directors' Information:- S POWER PRIVATE LIMITED [Active] CIN = U19202DL1986PTC026505

Company & Directors' Information:- G M POWER PRIVATE LIMITED [Strike Off] CIN = U40105PN2003PTC017857

Company & Directors' Information:- D W TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U50400HR2010PTC041610

Company & Directors' Information:- E G AUTO PRIVATE LIMITED [Converted to LLP] CIN = U74899DL1987PTC027016

Company & Directors' Information:- G S V TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72300KA1999PTC026122

Company & Directors' Information:- R AND H AUTO INDIA PVT LTD [Active] CIN = U74899DL1982PTC013349

Company & Directors' Information:- Q S R TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U74999TN1997PTC039075

Company & Directors' Information:- POWER INDIA PVT LTD [Strike Off] CIN = U31102WB1983PTC036315

Company & Directors' Information:- POWER AUTO PVT LTD [Strike Off] CIN = U34103WB1986PTC041674

Company & Directors' Information:- V INDIA TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72900TN2008PTC069066

Company & Directors' Information:- J AND M TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72200TG1999PTC032453

Company & Directors' Information:- R K H TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72900DL2000PTC106586

Company & Directors' Information:- S AND S POWER PRIVATE LIMITED [Active] CIN = U40109PY2004PTC001824

Company & Directors' Information:- U S POWER PRIVATE LIMITED [Under Process of Striking Off] CIN = U40103MH2009PTC189364

Company & Directors' Information:- M C A TECHNOLOGIES (INDIA) PRIVATE LIMITED [Strike Off] CIN = U73100MH2003PTC143446

Company & Directors' Information:- A 2 D TECHNOLOGIES (I) PRIVATE LIMITED [Strike Off] CIN = U74120MH2010PTC208798

Company & Directors' Information:- V M B TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72200TZ2009PTC015638

Company & Directors' Information:- J N S TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72200TG2011PTC076705

Company & Directors' Information:- M Y 5 TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72300UP2010PTC039514

Company & Directors' Information:- V & T TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U74900WB2013PTC199124

Company & Directors' Information:- V J MOVERS PRIVATE LIMITED [Strike Off] CIN = U60231DL2004PTC131550

Company & Directors' Information:- V J TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72300DL2007PTC163641

Company & Directors' Information:- E TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72900DL2000PTC106075

Company & Directors' Information:- D D AUTO PRIVATE LIMITED [Active] CIN = U74899DL1985PTC022306

Company & Directors' Information:- W V TECHNOLOGIES INDIA PRIVATE LIMITED [Strike Off] CIN = U72200DL2008PTC172293

Company & Directors' Information:- K P M POWER PRIVATE LIMITED [Strike Off] CIN = U40102KA2008PTC046804

Company & Directors' Information:- C R AUTO PRIVATE LIMITED [Strike Off] CIN = U34300PB1997PTC020137

Company & Directors' Information:- U K TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U31401DL1997PTC089598

Company & Directors' Information:- B S K AUTO PRIVATE LIMITED [Strike Off] CIN = U29246PB1997PTC020704

Company & Directors' Information:- L B TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72900MH2000PTC124946

Company & Directors' Information:- F-7 TECHNOLOGIES INDIA PRIVATE LIMITED [Strike Off] CIN = U72900MH2008PTC182854

Company & Directors' Information:- POWER-X PRIVATE LIMITED [Strike Off] CIN = U99999DL1970PTC005331

Company & Directors' Information:- S K POWER INDIA PRIVATE LIMITED [Strike Off] CIN = U31101KA2006PTC039172

Company & Directors' Information:- K-TECHNOLOGIES (INDIA) PRIVATE LIMITED [Strike Off] CIN = U72900KL2006PTC019422

Company & Directors' Information:- H B TECHNOLOGIES PRIVATE LIMITED [Converted to LLP] CIN = U72200MH2000PTC130143

Company & Directors' Information:- R G D POWER PRIVATE LIMITED [Strike Off] CIN = U41000TG1996PTC023809

Company & Directors' Information:- J S R TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72900PB2011PTC035189

Company & Directors' Information:- R V TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72200TG2007PTC053614

Company & Directors' Information:- V T S TECHNOLOGIES LIMITED [Active] CIN = U29309TN1996PLC036728

Company & Directors' Information:- R N TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72900BR2013PTC021398

Company & Directors' Information:- K AND K AUTO PRIVATE LIMITED [Active] CIN = U29199TZ1996PTC007431

Company & Directors' Information:- C A G TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U52335PB2009PTC032939

Company & Directors' Information:- M M R POWER PRIVATE LIMITED [Active] CIN = U31104DL2008PTC174079

Company & Directors' Information:- J K M AUTO PRIVATE LIMITED [Strike Off] CIN = U34300DL2005PTC143914

Company & Directors' Information:- S J POWER PRIVATE LIMITED [Strike Off] CIN = U45207HR2012PTC045937

Company & Directors' Information:- K AND K AUTO PRIVATE LIMITED [Not available for efiling] CIN = U34300DL1988PTC032426

Company & Directors' Information:- S R N TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72300TN2007PTC065005

Company & Directors' Information:- V N TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72900TN2006PTC061056

Company & Directors' Information:- H B AUTO (INDIA) PRIVATE LIMITED [Active] CIN = U50401OR1988PTC002075

Company & Directors' Information:- H & S TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72900PY2009PTC002365

Company & Directors' Information:- K S TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72200PB2001PTC024628

Company & Directors' Information:- T C POWER PRIVATE LIMITED [Strike Off] CIN = U40101PB2009PTC033405

Company & Directors' Information:- A TO Z TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72900PB2011PTC035133

Company & Directors' Information:- V M S TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U52392TN2004PTC054456

Company & Directors' Information:- K F A TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72300MH2013PTC239228

Company & Directors' Information:- S B G AUTO PRIVATE LIMITED [Strike Off] CIN = U50101MH2006PTC158566

Company & Directors' Information:- K G N TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72200MH2004PTC150227

Company & Directors' Information:- S A E MOVERS PRIVATE LIMITED [Active] CIN = U72200PN2001PTC016159

Company & Directors' Information:- H. & T. POWER PRIVATE LIMITED [Active] CIN = U40106MH2016PTC287646

Company & Directors' Information:- S & O POWER PRIVATE LIMITED [Active] CIN = U40107MH2010PTC206447

Company & Directors' Information:- V D M-POWER PRIVATE LIMITED [Active] CIN = U74999MH2015PTC262999

Company & Directors' Information:- AUTO-I TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U74999PN2016PTC166007

Company & Directors' Information:- B H TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U74200MH2007PTC175126

Company & Directors' Information:- AT TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72900PN2007PTC130827

Company & Directors' Information:- P E TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72900PN2010PTC137065

Company & Directors' Information:- M & B TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72200TN2010PTC074938

Company & Directors' Information:- M & T TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72200TG2010PTC071594

Company & Directors' Information:- R S Z TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U74990TN2012PTC084325

Company & Directors' Information:- A A S TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U74200TG2005PTC046996

Company & Directors' Information:- J K M TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72900TN2008PTC069232

Company & Directors' Information:- N R P TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72900TG2009PTC064078

Company & Directors' Information:- A C R POWER PRIVATE LIMITED [Strike Off] CIN = U74900UP2010PTC040987

Company & Directors' Information:- R. W TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72900UP2013PTC060078

Company & Directors' Information:- Y N R TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72900UP2013PTC060490

Company & Directors' Information:- W N POWER PRIVATE LIMITED [Strike Off] CIN = U40101JK2013PTC004009

Company & Directors' Information:- K G M TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72200JK2011PTC003300

Company & Directors' Information:- O S TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72900CH2013PTC034358

Company & Directors' Information:- G R B TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72300DL2008PTC178561

Company & Directors' Information:- B V P TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72900DL2001PTC112528

Company & Directors' Information:- A V R TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72900DL2002PTC115232

Company & Directors' Information:- R T M TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72900DL2002PTC117919

Company & Directors' Information:- H S E TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72200DL2006PTC144307

Company & Directors' Information:- T & A TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72200DL2010PTC205207

Company & Directors' Information:- C R A TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72200DL2011PTC215877

Company & Directors' Information:- M & A TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72200DL2014PTC269962

Company & Directors' Information:- O P AUTO PRIVATE LIMITED [Active] CIN = U51103DL2008PTC181391

Company & Directors' Information:- G S R TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U74899DL2001PTC109145

Company & Directors' Information:- G D TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U74900DL2014PTC264207

Company & Directors' Information:- D K S AUTO PVT LTD [Strike Off] CIN = U34300DL2001PTC111465

Company & Directors' Information:- C L K AUTO PRIVATE LIMITED [Strike Off] CIN = U34300DL2003PTC118551

Company & Directors' Information:- MOVERS PRIVATE LIMITED [Under Liquidation] CIN = U00349KA1976PTC002985

Company & Directors' Information:- H W B TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72900HR2008PTC038173

Company & Directors' Information:- A N D TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72200KA2012PTC066768

Company & Directors' Information:- 3 I O I T TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72900KA2011PTC060111

Company & Directors' Information:- C K S POWER PRIVATE LIMITED [Strike Off] CIN = U40101KA2010PTC052199

Company & Directors' Information:- G C I POWER PRIVATE LIMITED [Active] CIN = U40107KA2010PTC053656

Company & Directors' Information:- A-1 TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U31900GJ2012PTC068883

Company & Directors' Information:- R. C. POWER PRIVATE LIMITED [Strike Off] CIN = U40100GJ2009PTC058005

Company & Directors' Information:- B G TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U40107GJ2009PTC056839

Company & Directors' Information:- J R J POWER PRIVATE LIMITED [Active] CIN = U40300GJ2015PTC082396

Company & Directors' Information:- V O D TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72900KL2013PTC033304

Company & Directors' Information:- D N K TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72200GJ2009PTC058147

Company & Directors' Information:- P AND 8 TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U52392KL2003PTC016720

Company & Directors' Information:- A N P TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U80900RJ2020PTC070889

Company & Directors' Information:- Q IN TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U31909DL2021PTC381503

Company & Directors' Information:- V R TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U64202CH2000PTC023433

Company & Directors' Information:- K B H AUTO PRIVATE LIMITED [Strike Off] CIN = U74899DL2000PTC107258

Company & Directors' Information:- A I D TECHNOLOGIES PRIVATE LTD [Strike Off] CIN = U31401DL1981PTC012421

Company & Directors' Information:- R B S TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72200TG2003PTC040858

Company & Directors' Information:- R K TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72900CH2000PTC023550

Company & Directors' Information:- D V N POWER PRIVATE LIMITED [Strike Off] CIN = U40101TG2007PTC053069

Company & Directors' Information:- F C TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72900DL2007PTC159296

Company & Directors' Information:- S R J TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72900DL2008PTC176517

Company & Directors' Information:- A. R. POWER PRIVATE LIMITED [Strike Off] CIN = U74999DL2007PTC161616

Company & Directors' Information:- G TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U29299GJ2001PTC039300

Company & Directors' Information:- AUTO INDIA LIMITED [Not available for efiling] CIN = U99999MH1948PLC006176

Company & Directors' Information:- R K AUTO INDIA PVT LTD [Strike Off] CIN = U99999DL2000PTC901836

    CM. (M). No. 604 of 2020, CM. APPL. No. 30745 of 2020 (by the petitioner u/S 151 CPC for stay)

    Decided On, 16 September 2021

    At, High Court of Delhi

    By, THE HONOURABLE MS. JUSTICE ASHA MENON

    For the Petitioner: Deepika Mishra, Advocate. For the Respondent: Pallav Saxena, Deepak Chawla, Aruj Dhingra, Neeraj Malik, Advocates.



Judgment Text

1. This petition has been filed under Article 227 of the Constitution of India impugning the order dated 20th February, 2020 passed by the learned Additional District Judge-03 (West), Tis Hazari Courts, Delhi in CS No.613329/2016.2. The petitioner is the defendant before the learned Trial Court. The respondent/plaintiff had filed a suit against the petitioner/defendant for recovery of a sum of Rs.28,43,209.68/-. In the suit, the respondent/plaintiff claimed that it was a well-known manufacturer providing portfolio of solutions for packaged power, diversified generation, electrical control and safety and energy optimisation. The petitioner/defendant was one of its several regional stockists and distributors, who were appointed to procure/buy goods being traded by the respondent/plaintiff and supply them to wholesalers and retailers of the respondent/plaintiff in the market, who, in turn, would sell the same to the consumers.3. It was stated by the respondent/plaintiff in the plaint that with every supply of requisite number of goods effected by the respondent/plaintiff to the petitioner/defendant, an invoice was raised and on delivery of the goods, the invoice along with the driver’s copy of delivery challan was duly signed by the petitioner/defendant, as a mark of satisfaction.4. The respondent/plaintiff claimed that it had a running current account with the petitioner/defendant against which a statement of account/ledger was regularly maintained by it in the normal course of business. No dispute had so far been raised by the petitioner/defendant against the supply effected by the respondent/plaintiff. On the basis of various invoices issued from 30th November, 2010 till 30th April, 2011, a sum of Rs.55,55,335.10/- had been payable by the petitioner/defendant. The respondent/plaintiff affirmed that till that date, it had received a sum of Rs.24,72,616.42/- along with Rs.15,000/-, which was received by it after a Legal Notice had been issued to the petitioner/defendant for dishonour of cheques. Thus, a sum of Rs.28,43,209.68/- against several invoices was due and payable by the petitioner/defendant. Accordingly, the suit was filed.5. The petitioner/defendant has not disputed that it used to place orders for supply of goods upon the respondent/plaintiff and that there were business transactions between the parties. The petitioner/defendant denied owing any amount to the respondent/plaintiff as it had not ordered for inverters, batteries, etc., which the respondent/plaintiff had sent to it and when this was brought to the notice of the respondent/plaintiff, on their instructions, the petitioner/defendant had sent the goods to another distributor of the respondent/plaintiff located at Asansol, West Bengal. However, the preliminary objection raised by the petitioner/defendant was to the jurisdiction of the learned Trial Court to try the suit.6. It was claimed that the orders were placed by the petitioner/defendant, which was located at Suri, Birbhum, West Bengal, to the regional office at Kolkata, where the respondent/plaintiff took orders for supply of goods, which were then sent from the respondent’s godown at Kolkata, to the petitioner/defendant at Suri, District Birbhum, West Bengal. It was further submitted that the cheque stated to have been dishonoured was actually a cheque given towards security and the same had been delivered at the office of the respondent/plaintiff at Kolkata and was also issued from there. Invoices were also issued from the Kolkata office. As such, it was submitted, that as no part of the transaction had taken place in Delhi, and since no part of the cause of action had arisen in Delhi, the suit could not have been filed at Delhi.7. The learned Trial Court framed a preliminary issue regarding its jurisdiction. After considering the arguments submitted before it by both sides and the judgments cited and relied upon by both sides, the learned Trial Court concluded vide the impugned order that since the plaintiff had categorically pleaded that the payments had been made to it at New Delhi, it had the jurisdiction to try the suit. Accordingly, the preliminary issue was answered in favour of the plaintiff and against the defendant i.e., the petitioner before this Court.8. Ms. Deepika Mishra, learned counsel for the petitioner/defendant, submitted that the learned Trial Court had fallen into error in determining its jurisdiction as it relied on an English case law that the ‘debtor must seek the creditor’, whereas it was bound to follow Section 20 of the Civil Procedure Code, 1908 (“CPC”, for short). It has also ignored the cited case law which held that the parties could not vest a court with jurisdiction at a place where no part of the cause of action had arisen. In the present case, the orders were placed by the petitioner/defendant, which is admittedly working for gain in West Bengal, upon the Kolkata office of the respondent/plaintiff. The goods were dispatched from Kolkata to Birbhum. 10 blank cheques had been signed and handed over to the respondent/plaintiff as security by the petitioner/defendant at the respondent’s office at Kolkata. Payments were released by the petitioner/defendant to the respondent/plaintiff through RTGS from UCO Bank, Suri. Thus, no part of the cause of action has arisen outside West Bengal, not even the payments. Mere mention of Delhi in the invoices would not suffice to vest courts in Delhi with jurisdiction.9. It was further argued that the judgment in Satyapal v. Slick Auto Accessories (P) Ltd., (2014) SCC OnLine Del 998 was not applicable to the facts of the present case, as in that case, goods had been supplied from Shahdara Delhi. In the present case, the goods were despatched from Kolkata. Relying on the judgment in Mountain Mist Agro India (P) Ltd. v. S. Subramaniyam, 2008 SCC OnLine Del 39, learned counsel submitted that the jurisdiction lies where the Drawee Bank is located, in cases where cheques stood dishonoured, as was claimed in the present case. It was submitted that in the present case, the issue of multiple jurisdictions did not arise and so, the general rule that the ‘debtor should seek the creditor’ was not applicable. Reliance was placed on the decision in Shridhar Vyapaar Private Limited v. Gammon India Limited, 2018 SCC OnLine Cal 11749.10. Mr. Pallav Saxena, learned counsel for the respondent/plaintiff, on the other hand, raised a preliminary objection to the maintainability of the petition under Article 227 of the Constitution of India, as no palpable error of jurisdiction has been disclosed. Learned counsel submitted that the petitioner/defendant has only expressed a disagreement with the view taken by the learned Trial Court, which was an insufficient ground to challenge the same. Relying on the judgment in Surya Dev Rai vs. Ram Chander Rai, (2003) 6 SCC 675, it was submitted that none of the conditions existed in the present case calling for any interference with the impugned order. Detailed reasons have been given in the impugned order and the questions raised by the petitioner/defendant entailed disputed questions of facts, which required trial.11. With regard to the cause of action, it was submitted by the learned counsel for the respondent/plaintiff that the learned Trial Court had rightly considered what constituted cause of action in para 12 of the impugned judgment and had rightly concluded that the courts in Delhi had the jurisdiction to try the case. Learned counsel further submitted that even in the case under Section 138 of the Negotiable Instruments Act, 1881 (“N.I. Act”, for short), the criminal complaint CC No. 4926/1/12 was filed in Tis Hazari Courts, New Delhi as the cheque had been presented in Delhi and dishonoured in Delhi. Further, on 25th July, 2013, the petitioner/defendant made a statement before the learned Metropolitan Magistrate to settle the said complaint by paying a sum of Rs. 24 lakhs to the respondent/plaintiff. Now, it could not rake up the issue of jurisdiction. Finally, it was submitted that the learned Trial Court followed the decision in Satyapal (supra), to hold that that payments were required to be made in Delhi and thus, the court had territorial jurisdiction to try the present suit.12. It is to be noticed that it was on the basis of the pleadings of the parties that on 27th December, 2018, the learned Trial Court had framed the following issue: -“1. Whether this court has jurisdiction to try the suit? OPD”13. This issue was treated as a preliminary issue. The respondent/plaintiff in para No.23 of the plaint averred that the invoices raised by the respondent/plaintiff were “subject to jurisdiction of court of Delhi only” and payments were also to be made in the jurisdiction of New Delhi and the cheque, which had been dishonoured was also to be received and realized in New Delhi. It was further stated that in the light of the established rule of law that in case of goods sold and delivered, the suit for its price will lie where the same is to be paid. It is on this basis that the respondent/plaintiff stated that the Delhi courts had jurisdiction to try the suit. In para No.17 of the written statement, however, the petitioner/defendant submitted that the ‘doctrine of election’ could not be applied to the present case inasmuch as, no cause of action had arisen in Delhi. According to the petitioner/defendant, the order for supply of the goods was placed at Kolkata Regional Office of the respondent/plaintiff. Invoices were raised from that office and the blank cheques towards security were received by the Kolkata Office. Further, the goods were supplied by the respondent/plaintiff at Suri, Birbhum, West Bengal. Therefore, the clause “subject to jurisdiction of court of Delhi only” was inconsequential.14. Section 20 of CPC governs the jurisdiction and reads as under: -“Section 20. Other suits to be instituted where defendants reside or cause of action arises.Subject to the limitations aforesaid, every suit shall be instituted in a Court within the local limits of whose jurisdiction-(a) the defendant, or each of the defendants where there are more than one, at the time of the commencement of the suit, actually and voluntarily resides, or carries on business, or personally works for gain; or(b) any of the defendants, where there are more than one, at the time of the commencement of the suit, actually and voluntarily resides, or carries on business, or personally works for gain, provided that in such case either the leave of the Court is given, or the defendants who do not reside, or carry on business, or personally works for gain, as aforesaid, acquiesce in such institution; or(c) The cause of action, wholly or in part, arises.”15. Section 20 clearly provides that a court within whose local limits the cause of action, “wholly or in part”, arises, would have territorial jurisdiction to try the suit. Admittedly, the registered office of the petitioner/defendant is at N.S. Bose Road, Post Suri, Birbhum, West Bengal-731101. The learned counsel for the petitioner/defendant submitted that the invoice itself recorded a Kolkata address. The warehouse was also stated to be located at Kamahati, Panihati, West Bengal and therefore, the goods were neither dispatched from Delhi nor the invoices were raised at Delhi. On the other hand, learned counsel for the respondent/plaintiff pointed to the “subject to jurisdiction of court of Delhi only” clause in the invoices. There does not appear to have been any demurrer by the petitioner/defendant against this clause.16. Thus, on two counts, under Section 20 of CPC, there is some strength in the contention of the respondent/plaintiff that on the basis of the ‘place of work’ of the petitioner/defendant, as well as the part cause of action of supply of goods, both reflect jurisdiction of the West Bengal courts. However, the respondent/plaintiff has also claimed that payments were to be received in Delhi and therefore, part cause of action has arisen in Delhi and as such, the clause in the invoices referred to hereinabove did not confer jurisdiction at a place which had no jurisdiction.17. In its reply to the present petition, the respondent/plaintiff has submitted that in relation to a claim for the price of the goods sold and delivered, the suit is to be filed where the payments were to be made. Further, a debtor had to seek the creditor. It was claimed that the Cheque No.170120 dated 17th May, 2012 for a sum of Rs.28,48,947/- had been delivered by the petitioner/defendant to the respondent/plaintiff at the Delhi office and the petitioner/defendant knew well that the cheque would be deposited by the respondent/plaintiff at the Delhi Branch. The criminal complaint under Section 138 of N.I. Act was filed in Delhi. The bank statements of the respondent/plaintiff also clearly depict that the petitioner/defendant had made direct payments to the respondent/plaintiff into its account with ICICI Bank at J-12/18, Rajouri Garden, New Delhi110027. Thus, when on facts and in law, the suit could be filed at Delhi, the learned Trial Court had not committed any error in answering the preliminary issue in favour of the respondent/plaintiff.18. What is to be noticed here is that these averments of previous payments being made directly into the bank account of the respondent/plaintiff at Delhi, have not been denied by the petitioner/defendant. In its rejoinder, it has dismissed this averment by saying that “accidental” or “even regular deposits of cheques” for “encashment at a branch of respondent’s choice cannot clothe the court with territorial jurisdiction”. But, this would fortify the claim of the respondent/plaintiff that the invoices did not vest jurisdiction in a court that had no jurisdiction at all.19. The learned Trial Court has followed the decision of this court in Satyapal (supra) that where the place of payment has not been fixed, as appears to be the case here, payment was to be made at the place of the creditor i.e., at Delhi in the present case. The learned Trial Court has not misdirected itself in following the said judgment. The contention of the learned counsel for the petitioner/defendant that Satyapal (supra) was decided in the manner it did, only because the contract was entered into at Delhi and the orders were placed at Delhi, is not wholly correct, inasmuch as this court had quoted with approval, the judgment of the learned Trial Court, which clearly held that in cases where the place of payment was not specified in the contracts/bills/invoices, parties had to follow the general rule that the payment had to be made at the place of the creditor.20. As held by the Supreme Court in Surya Dev Rai (supra), the supervisory jurisdiction under Article 227 of the Constitution of India is exercised for keeping the subordinate courts within the bounds of their jurisdiction. It is only when the courts below have assumed jurisdiction which they do not have or have failed to exercise the jurisdiction vested in them, that powers under Article 227 of the Constitution of India ought to be exercised. No error is manifest and apparent on the face of the impugned order nor does it cause a grave injustice nor gross failure of justice has been occasioned thereby. There is no occasion, therefore, to interfere with the impugned decision of the learned Trial Court.21. Before concluding, reference is made to the decisions relied upon by the learned counsel for the petitioner/defendant. The decision of the Karna

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taka High Court in Base Corporation Ltd. v. Amrutha Power Corporation, [judgment dated 25th September, 2018 in MFA 6564/2011] is not applicable as it relates to the vesting of jurisdiction in a court which otherwise did not have such jurisdiction. That is not the case here. In Shridhar Vyapaar (supra), the payments were made through RTGS into the bank at Kolkata whereas, in the present case, such payments were made into the account maintained by the respondent/plaintiff at ICICI Bank at Rajouri Garden, New Delhi. The decision in Mountain Mist Agro India (supra) was in relation to the N.I. Act and is not relevant for the determination of territorial jurisdiction in civil matters. Similarly, the decision of the Punjab High Court in Piyara Singh v. Bhagwan Das, 1950 SCC OnLine Punj 108 is limited to the inapplicability of the principle ‘debtor seeking the creditor’ under the N.I. Act.22. When, in the present case, the part cause of action has arisen also on account of the payments made by the petitioner/defendant directly into the bank account of the respondent/plaintiff, even if these were not on regular basis, since there is nothing to show that the place of payment had been fixed, even without following the principle that the ‘debtor must seek out the creditor’, it is clear that the Delhi Courts have jurisdiction to try the suit and the invoice does not vest jurisdiction in a court which had no jurisdiction at all.23. Thus, in the light of the foregoing discussion, this Court finds no merit in the present petition, which is accordingly dismissed along with the pending application. The interim order dated 19th January, 2021 also stands vacated.24. The judgment be uploaded on the website forthwith.
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