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



M/s. BDR Developers Pvt. Ltd. v/s Narsingh Shah @ Narsingh Sah & Others


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

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

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

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

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

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

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

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

Company & Directors' Information:- R J SHAH AND COMPANY LIMITED [Active] CIN = L45202MH1957PLC010986

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

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

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

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

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

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

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

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

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

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

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

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

Company & Directors' Information:- SHAH INDIA PVT LTD [Active] CIN = U51909WB1960PTC024535

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

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

Company & Directors' Information:- B. B. SHAH PRIVATE LIMITED [Active] CIN = U17117RJ1984PTC002922

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

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

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

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

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

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

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

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

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

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

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

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

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

Company & Directors' Information:- D M SHAH & COMPANY PVT LTD [Active] CIN = U29244WB1988PTC045183

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

Company & Directors' Information:- C. M. SHAH AND COMPANY PRIVATE LIMITED [Strike Off] CIN = U74140MH1971PTC015107

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

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

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

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

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

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

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

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

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

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

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

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

Company & Directors' Information:- 7 D DEVELOPERS PRIVATE LIMITED [Active] CIN = U45309UP2021PTC142664

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

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

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

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

Company & Directors' Information:- T M SHAH PRIVATE LIMITED [Strike Off] CIN = U10101UP1966PTC003139

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

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

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

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

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

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

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

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

Company & Directors' Information:- S B SHAH AND COMPANY PRIVATE LIMITED [Active] CIN = U51496DL1991PTC045040

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

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

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

Company & Directors' Information:- P C SHAH DEVELOPERS PRIVATE LIMITED [Active] CIN = U45200MH1999PTC122619

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

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

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

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

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

Company & Directors' Information:- H B SHAH PRIVATE LIMITED [Active] CIN = U36100MH1947PTC005536

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

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

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

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

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

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

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

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

Company & Directors' Information:- BDR DEVELOPERS PRIVATE LIMITED [Active] CIN = U70100DL2010PTC205383

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

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

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

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

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

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

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

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

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

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

Company & Directors' Information:- M S SHAH DEVELOPERS PRIVATE LIMITED [Active] CIN = U45200MH2006PTC159285

Company & Directors' Information:- SHAH AND SHAH DEVELOPERS PRIVATE LIMITED [Active] CIN = U70100MH1988PTC046948

Company & Directors' Information:- M M SHAH PRIVATE LIMITED [Strike Off] CIN = U51311MH1962PTC012293

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

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

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

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

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

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

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

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

Company & Directors' Information:- D J SHAH AND CO PRIVATE LIMITED [Active] CIN = U74899DL1987PTC030169

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

Company & Directors' Information:- C C SHAH LTD. [Strike Off] CIN = U15421WB2000PLC007659

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

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

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

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

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

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

Company & Directors' Information:- SHAH DEVELOPERS PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U70102PN1999PTC014240

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

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

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

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

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

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

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

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

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

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

Company & Directors' Information:- A V SHAH DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45200MH2013PTC240114

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

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

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

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

Company & Directors' Information:- A H SHAH AND CO PVT LTD [Active] CIN = U51311MH1949PTC007019

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

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

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

Company & Directors' Information:- SHAH AND SHAH PVT LTD [Strike Off] CIN = U33112WB1980PTC032838

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

Company & Directors' Information:- M. R. SHAH DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45200GJ2011PTC066164

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

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

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

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

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

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

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

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

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

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

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

Company & Directors' Information:- A D SHAH PVT LTD [Strike Off] CIN = U51909MH1972PTC015715

Company & Directors' Information:- B. SHAH AND COMPANY LIMITED [Dissolved] CIN = U99999MH1952PLC008789

    CM (M). Nos. 412, 413, 415, 416, 417 of 2020, CM. APPLs. Nos. 18635, 18756, 18758, 18794 of 2020 (for interim relief) & 3384 of 2021 (for seeking release of amount)

    Decided On, 03 August 2021

    At, High Court of Delhi

    By, THE HONOURABLE MS. JUSTICE ASHA MENON

    For the Petitioner: Akhil Sachar, Advocate. For the Respondents: Ashwin Vaish, Advocate.



Judgment Text


[Via Video Conferencing]

1. These five petitions have been filed by M/s. BDR Developers Private Limited ('the petitioner', for short) challenging the orders dated 4th August, 2020, passed in five suits that were filed by the petitioner/plaintiff against various persons, named as defendants in the said suits. Vide the said orders dated 4th August, 2020, separately passed in each of the suits, the learned Trial Court had listed the cases for arguments on the application under Order VI Rule 17 of the Code of Civil Procedure, 1908 ('CPC', for short). The petitioner/plaintiff seeks the setting aside of the said orders primarily on the ground that the cases had been fixed on 4th August, 2020 for passing orders on the applications that the petitioner/plaintiff had filed under Order XII Rule 6 of CPC and under Order XV-A of CPC, however, the learned Trial Court adjourned the matter for arguments to be heard on the application filed by the respondents under Order VI Rule 17 of CPC. Since the issues involved are the same in all these petitions, they are being disposed of vide this common order.

2. The petitioner/plaintiff claimed to be the landlord of premises No. F-419 admeasuring 200 square yards, part of Khasra No. 814; No. F-15, ad-measuring 244 Sq. yds. part of Khasra No.811, 813/2 and 814; No. P- 80B, ad-measuring 163 Sq. Yds. part of Khasra No.812/2; No. A-25, admeasuring 396 Sq. Yds., (92+304) and 342 Sq. Yds. (196+146); and, No.464, ad-measuring 283 Sq. Yds. part of Khasra No.782, all situated at Molarband, Post Office, Badarpur Road, New Delhi. By means of the respective Registered Lease Deeds dated 13th June, 2018 and 11th June, 2018, the petitioner/plaintiff claimed that it had inducted the respondents/defendants as tenants in the said properties at a monthly rent of Rs.50,000/-. The civil suits were filed on 25th May, 2019 being CS DJ/471/2019, CS DJ/467/2019, CS DJ/474/2019, CS DJ/469/2019 and CS DJ/473/2019 respectively, for eviction, recovery of arrears of rent and mesne profits against the respondents/defendants on the ground that they had defaulted in paying the monthly rent for more than two months consecutively. Written statements had been filed in all the suits by the respondents/defendants and thereafter, the petitioner/plaintiff filed applications under Order XII Rule 6 of CPC seeking judgment on admissions, pointing out that the respondents/defendants had admitted the execution of the respective Registered Lease Deeds dated 13th June, 2018 and 11th June, 2018.

3. Mr. Akhil Sachar, learned counsel for the petitioner/plaintiff has submitted that extensive arguments were heard on this application under Order XII Rule 6 of CPC and the learned Trial Court adjourned the matter for orders, firstly to 1st August, 2020 and thereafter, to 4th August, 2020. The learned counsel further submitted that the respondents/defendants took several adjournments on the plea of ill health of their counsel and thereafter, changed the counsel twice. It was on 28th July, 2020, that the new counsel for the respondents/defendants filed written arguments and therefore, the learned Trial Court put the case ‘for orders’ on 1st August, 2020, on which date, due to a Court holiday, the matter was then taken up on 4th August, 2020. On 1th August, 2020, the new counsel engaged by the respondents/defendants sent an application requesting the court to adjourn the passing of the orders under Order XII Rule 6 of CPC, till the disposal of the application under Order VI Rule 17 of CPC, which was also being filed along with certain documents. The learned Trial Court mentioned this fact of the filing of the application under Order VI Rule 17 of CPC and passed the impugned order adjourning the matter for hearing on the application under Order VI Rule 17 of CPC.

4. Learned counsel for the petitioner/plaintiff submitted that the learned Trial Court, despite his objections, was unwilling to dispose of the application under Order XII Rule 6 of CPC and directed the hearing of both the applications together on the next date of hearing, which was fixed for 14th August, 2020. As the present petitions were filed, this Court directed the deferment of the hearing of the cases on 11th August, 2020. Thereafter, vide orders dated 1st September, 2020, this Court directed the respondents/defendants to make payment of the entire arrears @ Rs.50,000/- per month, whether it was to be described as 'rent' or 'interest', and without prejudice to the rights and contentions of the parties. This order has been complied with.

5. Learned counsel for the petitioner/plaintiff has placed reliance on the judgment of the Supreme Court in Arjun Singh v. Mohindra Kumar, (1964) 5 SCR 946 to submit that the court when it reserves a judgment, it does so under Order XX Rule 1 of CPC, after the hearing is completed. In the present case, the record discloses that the arguments were heard and the written submissions were filed in respect of the application under Order XII Rule 6 of CPC, which sought a judgment on admission and thus, there was no hearing left and, it was not permissible to move any application during the interregnum, from the conclusion of the hearing till the pronouncement of the orders. Therefore, the learned Trial Court had erred in not first disposing of the application under Order XII Rule 6 of CPC, and rather accepting the application under Order VI Rule 17 of CPC, and further fixing the hearing on that application. Reliance has also been placed on this Court’s judgment in Satya Bhushan Kaura v. Vijaya Myne, 2006 SCC OnLine Del 1611.

6. Mr. Ashwin Vaish, learned counsel for the respondents/defendants however, argued that in none of the judgments relied upon by the learned counsel for the petitioner/plaintiff, has the inter-play between Order XII Rule 6 of CPC and Order VI Rule 17 of CPC been decided. Learned counsel submitted that Order VI Rule 17 of CPC is not akin to Order IX Rule 7 of CPC inasmuch as Order IX Rule 7 refers to a 'hearing', whereas Order VI Rule 17 refers to 'any stage of the proceedings'. Learned counsel submitted that any stage would mean just that, and so, an application seeking amendment could be filed, even if the case has been reserved for judgment. Reliance has also been placed on Panchdeo Narain Srivastava v. Jyoti Sahay, 1984 Supp SCC 594 [partly overruled in Ram Niranjan Kajaria v. Sheo Prakash Kajaria, (2015) 10 SCC 203], Usha Balashaheb Swami v. Kiran Appaso Swami, (2007) 5 SCC 602 and S.M. Asif v. Virender Kumar Bajaj, (2015) 9 SCC 287, to submit that an application under Order VI Rule 17 of CPC for amendment could be moved at any stage.

7. It was submitted by learned counsel for the respondents/defendants that the mere reservation of the order on the application under Order XII Rule 6 of CPC could not be taken to mean that the application was to be allowed and the judgment was to follow. The learned Trial Court could have used its discretion to decline the relief and therefore, the learned Trial Court mentioned the words 'orders' and not 'judgment' in its order dated 28th July, 2020. That would also indicate that the hearing had not been concluded as required under Order XX Rule 1 of CPC, and this was not a case where judgment had been reserved. According to the learned counsel for the respondents/defendants, an application under Order XII Rule 6 of CPC would not prohibit the court from considering an application under Order VI Rule 17 of CPC. The petitioner/plaintiff cannot presume that the application under Order XII Rule 6 of CPC would have been decided and the suit decreed in its favour, to insist that the reservation of the matters 'for orders' on the application could only mean 'reservation for judgment'.

DISCUSSION

8. In order to determine whether the order dated 28th July, 2020 was a 'judgment' or not and was only an 'interlocutory/intermediate' order, for answering the question as to whether the application under Order VI Rule 17 of CPC could have been filed after the learned Trial Court had heard arguments on the application under Order XII Rule 6 of CPC, it would be useful to understand what is a 'judgment' and what is an 'order'.

9. That 'judgment' and 'order' do not mean the same thing is obvious from the fact that the CPC itself defines them separately. 'Judgment' has been defined under Section 2(9) of CPC as below:

' 'judgment' means the statement given by the Judge of the grounds of a decree or order.'

while an 'Order' has been defined under Section 2(14) of CPC as under: -

' 'order' means the formal expression of any decision of a Civil Court which is not a decree.'

10. It is, therefore, clear that an 'order' is something that does not result in a decree or, therefore, a final conclusion of a matter, though a 'judgment' may include an 'order'. The term 'judgment' indicates a judicial decision given on the merits of the disputes brought before the Court. It determines the rights of the parties finally. In contrast, an 'order' may not be so but could be an interlocutory one, if it does not determine or decide the rights of the parties once and for all. Thus, there are, broadly speaking, two kinds of 'orders', one, that is in the nature of a final order and the other not determining the main issue with any finality. If such orders have been passed to help with the progress of the case, they may dispose of a specific question finally, but without finally disposing of the dispute. There is yet another category of 'orders', which, if decided one way, would result in the determination of the rights of the parties finally, but, if determined in any other way, would result in the continuation of the proceedings. Such orders have been described as 'intermediate' or 'quasi final orders'.

11. The Supreme Court in V.C. Shukla v. State through CBI, 1980 Supp SCC 92, looked into several English cases to consider the nature and attributes of a 'final order' and an 'interlocutory order'. It was observed that in general, a 'judgment' or 'order', which determines the principal matter in question, would be termed as final, and the others would be 'interlocutory'. The court summed it up in the following words:-

'24. To sum up, the essential attribute of an interlocutory order is that it merely decides some point or matter essential to the progress of the suit or collateral to the issues sought but not a final decision or judgment on the matter in issue. An intermediate order is one which is made between the commencement of an action and the entry of the judgment…….. '

12. The observations and the tests proposed in V.C. Shukla (supra) to determine whether an 'order' is a 'final order' or an 'interlocutory order' or an 'intermediate order', were applied by the Supreme Court in Shah Babulal Khimji v. Jayaben D. Kania, (1981) 4 SCC 8. Though the question before the court related to the maintainability of a Letters Patent Appeal, the court once again considered the meaning of 'judgment', 'interlocutory orders that would amount to judgment' and 'interlocutory orders that would not amount to a judgment'. A 'judgment' which decided all the questions or issues in controversy and left nothing else to be decided was a 'final judgment'. There were two kinds of 'preliminary judgments'. One is where the trial judge dismisses the suit without going into the merits of it and only on a preliminary objection raised by the defendant. The second one is where these preliminary objections raised by the defendant are decided against him, and the suit proceeds further. These distinctions were no doubt, drawn in order to answer the question whether a Letters Patent Appeal would lie. The Supreme Court also discussed 'intermediary' or 'interlocutory' judgment and order, again in order to answer whether a Letters Patent Appeal was maintainable. Depending on the effect of the decision taken by the trial judge, the court held that if such an order vitally affected a valuable right of the defendant, 'it would be treated as a judgment', such as, where leave to defend is declined. However, where the order, though affecting the plaintiff adversely, does not cause him direct or immediate prejudice, but only remote prejudice, or damage was of a minimal nature as his rights to prove his case and show the defence to be false still remained, the order would not partake of the characteristics of a 'judgment'.

13. It was further observed that not every 'interlocutory order' can be regarded as a 'judgment', as there were many orders that were routine in nature, such as, condonation of delay in filing the documents, orders refusing adjournment, orders refusing to summon additional witness, etc., which may involve exercise of jurisdiction in respect of a procedural matter against one party or the other.

14. On the other hand, 'interlocutory orders' which would have the effect of depriving a party of a valuable right, though purely discretionary, may contain attributes and characteristics of finality and could be treated as a 'judgment'. The court referred to the exercise of discretion of the courts in respect of an application for amendment under Order VI Rule 17 of CPC to press home the point of what would constitute a 'judgment' or an 'interlocutory order in the nature of a judgment' or 'an interlocutory order not in the nature of a judgment'.

15. In the light of all what has been said by the Supreme Court, it would be useful to consider what is the nature of an application under Order XII Rule 6 of CPC and the nature of the order thereupon. Order XII relates to 'admissions' and Rule 6 provides that the court may 'at any stage' of the suit, either on the application of any party or on its own motion, without waiting for a determination of any other question between the parties, make such order or give such judgment as it may think fit. Where a judgment is pronounced, a decree is to be drawn up. In other words, Order XII Rule 6 of CPC does not per se provide for a final determination of the rights between the parties, though it may result in such a final determination.

16. Unlike Order IX Rule 7 of CPC, which was being discussed by the Supreme Court in Arjun Singh (supra), where the word used was 'hearing', which would indicate that the suit is still to be finally disposed of, Order XII Rule 6 of CPC refers to the 'stage' of a suit. The 'stage' of a suit and the 'hearing' of a suit do not connote the same thing. The suit progresses through various stages. For instance, the stage for filing of documents, stage for admission/denial of documents, the stage for framing of issues, the stage for leading of evidence, and so on and so forth. Hearings would take place at each stage, multiple times. There may be several dates of hearing during the course of recording of evidence as it may involve the examination of the witnesses. During multiple hearings when the witnesses are being examined, the 'stage' for the recording of evidence would remain the same. A party who absents during a date of hearing can join the proceedings if the stage of the case allows it, that is, arguments had not been heard finally and only judgment remains to be pronounced.

17. The exercise of powers under Order XII Rule 6 of CPC being 'at any stage' of the proceedings is, therefore, not dependent on 'hearing' as much as on the 'stage'. Ipso facto, therefore, the judgment of Arjun Singh (supra) cannot be applied to the disposal of an application under Order XII Rule 6 of CPC. The 'hearing' may conclude once the 'judgment' is reserved. But, the pronouncement of judgment is also a stage, just as on the filing of an appeal, that would also be a stage in the life of a suit.

18. It is, therefore, not possible to accept the contention of the learned counsel for the petitioner/plaintiff that when the learned Trial Court reserved orders on the application under Order XII Rule 6 of CPC, the hearing had come to an end and therefore, as held in Arjun Singh (supra), there was no scope left for the respondents/defendants to file an application under Order VI Rule 17 of CPC.

19. The learned counsel for the petitioner/plaintiff relied upon the judgment of this Court in Satya Bhushan Kaura (supra) to contend that 'reservation of orders' on the application under Order XII Rule 6 of CPC would amount to 'reservation of a judgment' and 'cessation of hearing'. A perusal of the said judgment would reveal that this court had actually disposed of, on merits, the application moved under Section 151 CPC to bring to the notice of the court the filing of another suit, after it had heard arguments on the application under Order XII Rule 6 of CPC and reserved the orders thereon. While doing so, the court merely noted the objections raised by the learned counsel for the plaintiff as to the maintainability of that application on the ground that there was no hiatus between the stages of 'reservation of judgment' and 'pronouncement of the same in open court'. Therefore, it cannot be said that this decision had finally determined that after hearing arguments on an application under Order XII Rule 6 of CPC, no application under Order VI Rule 17 of CPC could be filed.

20. It cannot be lost sight of that the court exercises an absolute discretion when it deals with an application under Order XII Rule 6 of CPC. The courts have repeatedly held that 'judgments on admissions' should not be passed lightly and that even if there is an unequivocal admission by a party, judgment on admission may be declined, if the court is of the opinion that passing such a judgment would work injustice to the party making such an admission. This has been reiterated in S.M. Asif (supra) that the exercise of powers under Order XII Rule 6 of CPC cannot be claimed as a matter of right. The Rule is only an 'enabling provision' and 'discretion' has to be used judiciously. This discretion should not be exercised in any manner to deny a valuable right to the defendant to contest the claim.

21. It is the considered view of this court, therefore, that given the nature of the powers vested in the court under Order XII Rule 6 of CPC, while a decision thereon may be treated as a 'judgment' for purposes of entertaining an appeal under the Letters Patent [as held in Shah Babulal Khimji (supra)], at the stage when the case is reserved for orders, it is still at a stage that would be at best, intermediate. It could lead to the conclusion of the suit on account of complete determination of the rights of the parties on the basis of admissions and the decree could follow. It could equally result in the continuation of the suit, wholly or in part, on account of the rejection of the application seeking judgment on the basis of admissions. Therefore also, this Court concludes that there was nothing to preclude the learned Trial Court from hearing the application under Order VI Rule 17 of CPC, which was filed by the respondents/ defendants, even after the hearing on the application under Order XII Rule 6 of CPC filed by the petitioner/plaintiff was concluded.

22. It would also be useful to refer to Order VI Rule 17 of CPC. This, again refers to a 'stage of the proceedings' and not the 'hearing', as in Order IX Rule 7 of CPC. Thus, an application for amendment may be filed by either party 'at any stage of the proceedings'. Of course, if the trial has commenced, the court may not allow such amendments, unless there was due diligence. As noticed hereinbefore, the 'stage' of the case can be at the time of pronouncement as well as beyond, in the form of an appeal. Thus, an application for amendment can be filed upto the pronouncement of judgment and even after filing the appeal.

23. A similar view has been taken by the Allahabad High Court and the Bombay High Court (Nagpur Bench). In Om Rice Mill v. Banaras State Bank Ltd., 1999 SCC OnLine All 966, the High Court of Allahabad, while relying on the judgments in Roe v. Davies, (1876) 2 Ch D 729, 733, Baker Ltd. v. Medway & Co., (1958) 1 WLR 1216 (CA), Badri v. S. Kripal, AIR 1981 Madh Pra 228 and B.N. Das v. Bijaya, AIR 1982 Orissa 145, observed that the expression used in Order IX Rule 7 of CPC and that in Order VI Rule 17 of CPC are completely different and no analogy could be drawn in order to interpret the term 'at any stage' occurring in Order VI Rule 17 of CPC on the

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basis of an interpretation of Order IX Rule 7 of CPC. 24. In Laxman Marotirao Paunikar v. Keshaorao Rambhau Paunikar, 2000 SCC OnLine Bom 169, the Bombay High Court (Nagpur Bench) opined that the wording of Order VI Rule 17 of CPC was clear and that amendment could be effected 'at any stage of the proceedings' irrespective of the fact that the hearing was complete, as amendment can be sought even at the stage of appeal. 25. It is the considered view of this Court that since the purpose of Order VI Rule 17 of CPC is to allow either party, at any stage, to alter or amend their pleadings in such manner as are necessary for the purpose of determining the real questions/controversies between the parties, subject to satisfying the court of due diligence, and in view of the fact that the power of the court under Order XII Rule 6 of CPC is discretionary, and could result in the final disposal of the matter, permanently debarring the defendant from exercising his right to defend such a suit, the application under Order VI Rule 17 of CPC should be considered on merits before the power under Order XII Rule 6 of CPC is exercised by the Trial Courts. 26. It may be noted that the decisions relied upon by the learned counsel for the respondents/defendants, namely, Usha Balashaheb Swami (supra) and Panchdeo Narain Srivastava (supra) relate to the disposal on merits of applications seeking amendments to pleadings with which this Court is not presently concerned. 27. This Court finds no error in the decision of the learned Trial Court to take up the application under Order VI Rule 17 of CPC for hearing and disposal despite having already heard the parties on the application under Order XII Rule 6 of CPC. Needless to add that it would be for the learned Trial Court to consider both the applications on merits. 28. The petitions being devoid of merits are accordingly dismissed along with the pending applications. It is made clear that nothing contained in this order shall be a reflection on the merits of the application under Order VI Rule 17 of CPC or under Order XII Rule 6 of CPC, which the learned Trial Court shall dispose of in accordance with law. 29. The judgment be uploaded on the website forthwith.
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