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



M/s. Bhakti Garments v/s Subhash B. Vishwakarma


Company & Directors' Information:- D R GARMENTS (INDIA) PRIVATE LIMITED [Active] CIN = U18101GJ2005PTC046010

Company & Directors' Information:- R. R. GARMENTS LIMITED [Active] CIN = U51900MH1995PLC095544

Company & Directors' Information:- S G GARMENTS LIMITED [Active] CIN = U18101WB2004PLC098193

Company & Directors' Information:- K K P GARMENTS PRIVATE LIMITED [Active] CIN = U65921TZ1994PTC005334

Company & Directors' Information:- B K GARMENTS PRIVATE LIMITED [Active] CIN = U18101DL2001PTC109850

Company & Directors' Information:- N K GARMENTS PRIVATE LIMITED [Active] CIN = U18101DL2000PTC107093

Company & Directors' Information:- K. D. GARMENTS PRIVATE LIMITED [Active] CIN = U18109WB2005PTC101896

Company & Directors' Information:- G AND A GARMENTS PVT LTD [Strike Off] CIN = U18101PB1995PTC016121

Company & Directors' Information:- V H GARMENTS PRIVATE LIMITED [Active] CIN = U52322MH2008PTC181066

Company & Directors' Information:- M S GARMENTS PRIVATE LIMITED [Active] CIN = U74899DL1991PTC046660

Company & Directors' Information:- S. S. GARMENTS PRIVATE LIMITED [Active] CIN = U18101DL1996PTC083315

Company & Directors' Information:- R K GARMENTS PRIVATE LIMITED [Active] CIN = U18100GJ1994PTC023240

Company & Directors' Information:- G. M. GARMENTS PRIVATE LIMITED [Active] CIN = U18109DL2006PTC152683

Company & Directors' Information:- D AND D GARMENTS PRIVATE LIMITED [Active] CIN = U74899DL1975PTC007923

Company & Directors' Information:- J S GARMENTS (INDIA) PRIVATE LIMITED [Active] CIN = U74900WB2009PTC135262

Company & Directors' Information:- K. B . GARMENTS PRIVATE LIMITED [Active] CIN = U18109WB2011PTC166954

Company & Directors' Information:- A K GARMENTS PRIVATE LIMITED [Active] CIN = U17120DL2015PTC282847

Company & Directors' Information:- D P GARMENTS PRIVATE LIMITED [Strike Off] CIN = U18101DL2004PTC129479

Company & Directors' Information:- V S GARMENTS PRIVATE LIMITED [Active] CIN = U18101DL2005PTC143084

Company & Directors' Information:- P AND P GARMENTS PVT LTD [Under Process of Striking Off] CIN = U18101DL2005PTC143556

Company & Directors' Information:- V S GARMENTS PRIVATE LIMITED [Active] CIN = U18101HR2005PTC068124

Company & Directors' Information:- L. H. GARMENTS PRIVATE LIMITED [Strike Off] CIN = U17121KA2011PTC060761

Company & Directors' Information:- K R GARMENTS PRIVATE LIMITED [Strike Off] CIN = U17111WB1998PTC087046

Company & Directors' Information:- T & A GARMENTS PVT LTD [Strike Off] CIN = U52321TN1993PTC025318

Company & Directors' Information:- P. S. GARMENTS PRIVATE LIMITED [Active] CIN = U18204DL2007PTC164238

Company & Directors' Information:- S. A. GARMENTS PRIVATE LIMITED [Active] CIN = U17121DL2007PTC165007

Company & Directors' Information:- T S GARMENTS PRIVATE LIMITED [Active] CIN = U51494DL1996PTC076668

Company & Directors' Information:- GARMENTS INDIA PVT LTD [Strike Off] CIN = U51909GJ1979PTC003310

Company & Directors' Information:- I G S GARMENTS PRIVATE LIMITED [Strike Off] CIN = U18101DL2004PTC128723

Company & Directors' Information:- M. P. GARMENTS PRIVATE LIMITED [Active] CIN = U17291DL2007PTC164129

Company & Directors' Information:- K. S. GARMENTS PRIVATE LIMITED [Active] CIN = U18101DL2007PTC164404

Company & Directors' Information:- B G GARMENTS PRIVATE LIMITED [Active] CIN = U74899DL2005PTC142488

Company & Directors' Information:- S P GARMENTS PRIVATE LIMITED [Strike Off] CIN = U18101DL2003PTC120709

Company & Directors' Information:- P N GARMENTS PRIVATE LIMITED [Strike Off] CIN = U51311DL2004PTC127524

Company & Directors' Information:- J B GARMENTS PRIVATE LIMITED [Strike Off] CIN = U18101PB1996PTC017533

Company & Directors' Information:- V P GARMENTS PRIVATE LIMITED [Strike Off] CIN = U18109DL2012PTC233293

Company & Directors' Information:- S T GARMENTS PRIVATE LIMITED [Active] CIN = U18109DL2015PTC277043

Company & Directors' Information:- P L GARMENTS PRIVATE LIMITED [Active] CIN = U17120DL2013PTC248417

Company & Directors' Information:- M. K. GARMENTS PRIVATE LIMITED [Active] CIN = U17291DL2007PTC164395

Company & Directors' Information:- R A GARMENTS PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U18101DL2003PTC123385

Company & Directors' Information:- VISHWAKARMA GARMENTS PRIVATE LIMITED [Active] CIN = U18101DL2005PTC134450

Company & Directors' Information:- C S GARMENTS PRIVATE LIMITED [Active] CIN = U18101DL2005PTC134787

Company & Directors' Information:- B L GARMENTS PRIVATE LIMITED [Active] CIN = U18101DL2005PTC136912

Company & Directors' Information:- B D S GARMENTS PRIVATE LIMITED [Active] CIN = U18101DL2005PTC137898

Company & Directors' Information:- T G GARMENTS PRIVATE LIMITED [Strike Off] CIN = U18101DL2005PTC143392

Company & Directors' Information:- G P S GARMENTS PRIVATE LIMITED. [Active] CIN = U18101DL2006PTC149330

Company & Directors' Information:- G P GARMENTS PRIVATE LIMITED [Active] CIN = U18101DL2007PTC161067

Company & Directors' Information:- VISHWAKARMA INDIA PRIVATE LIMITED [Active] CIN = U51909DL2013PTC252177

Company & Directors' Information:- I B GARMENTS PRIVATE LIMITED [Active] CIN = U51909DL2013PTC257044

Company & Directors' Information:- G P S GARMENTS PRIVATE LIMITED. [Active] CIN = U74110DL2006PTC149330

Company & Directors' Information:- A G GARMENTS PRIVATE LIMITED [Active] CIN = U51300DL2013PTC257609

Company & Directors' Information:- V R V GARMENTS PRIVATE LIMITED [Strike Off] CIN = U51311DL2008PTC182256

Company & Directors' Information:- M V GARMENTS PRIVATE LIMITED [Strike Off] CIN = U74899HR2005PTC141797

Company & Directors' Information:- A AND R GARMENTS PRIVATE LIMITED [Strike Off] CIN = U17120HR2013PTC049037

Company & Directors' Information:- V K GARMENTS PRIVATE LTD [Strike Off] CIN = U18101DL1981PTC012410

Company & Directors' Information:- P M P GARMENTS PRIVATE LIMITED [Strike Off] CIN = U18101DL2005PTC134811

Company & Directors' Information:- A S GARMENTS PRIVATE LIMITED [Active] CIN = U17212CH1992PTC012350

Company & Directors' Information:- V R GARMENTS PVT LTD [Strike Off] CIN = U18101CH1991PTC011345

Company & Directors' Information:- S B GARMENTS PRIVATE LIMITED [Strike Off] CIN = U51311DL2005PTC141954

    CRIMINAL APPEAL NO.29 OF 2008 AND CRIMINAL APPEAL NO.30 OF 2008

    Decided On, 07 August 2009

    At, In the High Court of Bombay at Goa

    By, THE HONOURABLE MR. JUSTICE N.A. BRITTO

    For the Appellant: S.R. Rivonkar, Advocate. For the Respondent: Ulhas Tari, Advocate.



Judgment Text

ORAL JUDGMENT:


1. Both these appeals have been filed by the complainant and are directed against common Judgment dt. 30.10.07 of the Learned trial Court by which the accused has been acquitted under section 138 of the Negotiable Instruments Act, 1881. The case of the complainant, in brief, was that the complainant sold to the accused 40 second hand sewing machines in working condition at the rate of Rs.2,200/- per machine and for a total sum of Rs. 88,000/- by delivery challan cum invoice no.1562 dated 10.10.2001 and towards part payment of the said amount the accused gave to the complainant two post dated cheques, details of which are as follows:-


1. 130901 dated 22.10.2001 for Rs.5,000/-.


2. 130902 dated 28.10.2001 for Rs.5,000/-.


and according to the complainant the accused was to pay the balance of Rs.78,000/- within eight days from 28.10.2001. The complainant deposited both the cheques in his account for the purpose of collection but by memorandum dated 31.10.2001 the complainant was informed that the accused had stopped payment. The complainant, therefore, sent a demand statutory notice dated 9.11.2001 calling upon the accused to make payment within fifteen days of the said notice.


2. The accused replied to the said notice and denied having purchased any sewing machines from the complainant on 10.10.01. In para 3 of the reply it was stated that the complainant was due and payable to the accused a sum of Rs.17,480/- towards fabrication and welding work done by him for the complainant. In para 4 it was stated that the subject cheques were issued to the complainant towards three months' rent payable by the accused to the complainant for the premises used and occupied by the accused. According to the accused when the accused demanded the said sum of Rs.17480/-, the complainant had told the accused to pay the complainant's rental amount of three months first, by cheques and thereafter the complainant had promised to pay to the accused the said amount of Rs.17480/- and believing in the words of the complainant that the accused had issued to the complainant the said two cheques but when the complainant refused to pay to the accused the said amount of Rs.17480/- that the accused gave instructions to the bank not to make payment to the complainant as regards the said cheques.


3. The complainant sent another letter to the accused dated 12.12.2001 denying what was stated by the accused in the reply dated 28.11.2001 sent by the accused and reiterating the stand of the complainant as disclosed in the said statutory demand notice.


4. The complainant examined its Managing Partner Shri Ulhas Pilankar (to be referred to as complainant, hereafter) and also examined another witness by name Shrinath Banaulikar. The accused also examined himself and another worker of his, by name Dhrup Vishwakarma. The complainant produced the said delivery challan cum invoice dated 10.10.2001 which was marked as exh Pw1/A. The complainant also produced some other documents, being required to be produced by the accused. The accused also produced a blank copy of the said delivery challan cum invoice with only the signature of the accused.


5. The Learned trial Court relied on Goa Plast Pvt. Ltd. V/s. Chico Ursula D'Souza (2001 (1) Goa LT 313) and came to the conclusion that since the accused had issued instructions to the Bank to stop the payment, no offence was made out, without considering that the said decision of this Court was reversed by the Apex Court in between the same parties reported in (2003) 3 SCC 232 wherein the Apex Court held that the presumption under section 139 of the Act must follow and merely because the drawer issued notice to the drawee or to the bank for stoppage of payment it will not preclude an action under section 138 of the Act by the drawee or the holder of the cheque in due course. The Apex Court further noted that this view was earlier held by the Court in Modi Cements Ltd V/s. Kuchil Kumar Nandi (1998) 3 SCC 249) and Ashok Yeshwant Badave V/s. Surendra Madhavrao Nighojakar (2001) 3 SCC 726) further observing that the view held was in consonance with the object of the legislation and with a further observation that after the issue of a post dated cheque, the payee alters his position by accepting the cheque and if the stoppage of the payment before the due date of the cheque is allowed to take the transaction out of the purview of section 138 of the Act, it will shake the confidence which a cheque is otherwise intended to inspire regarding payment being available on the due date.


6. Shri Rivonkar, the Learned Counsel on behalf of the complainant has submitted that the complainant had produced the delivery challan of the sale of the second hand sewing machines on which the accused had not disputed his signature. Learned Counsel has further submitted that the complainant had also examined Pw2 who was present at the time when complainant discussed the sale of the machines with the accused. Learned Counsel further submits that the accused has not denied the giving of the two cheques and as such there was a presumption in favour of the complainant under the relevant provisions of the Act which has not at all been considered by the trial Court. Learned Counsel further submits that the accused had admitted his liability towards the complainant when the accused gave the said two cheques although the accused might have stated that they were given towards payment of rent. Learned Counsel further submits that no person would have given two cheques in favour of anyone for Rs.10,000/- in case such a person was to pay a bigger amount of Rs.19,500/- to the accused. Learned Counsel further submits that the accused did not produce the original/first copy which was given to the accused but produced the third copy which had remained incomplete on account of improper placing of carbon and which was given to the accused at his request. Learned Counsel, therefore, submits that the defence taken by the accused is fabricated and is otherwise not substantiated.


7. On the other hand Shri. Tari, on behalf of the accused has submitted that the two cheques were taken by the complainant by using undue influence on the accused who was an outsider. Learned Counsel further submits that the accused had an amount in the bank to honour the cheques because on 12.10.01 the accused had deposited an amount of Rs.9,000/- as can be seen from Exhibit 39. Learned Counsel further submits that till date the complainant has not filed a case for recovery of the balance amount towards the sale of machines in case the machines were sold to the accused for the sum of Rs.88,000/-. Learned Counsel further submits that the accused gave instructions to the Bank to stop payment because the accused did not receive the said sum of Rs.17, 840/- as promised by the complainant. It is the submission of Shri Tari that the decision of the Apex Court in Goa Plast (P) Ltd V/s. Chico Ursula D'Souza and another (2003 ) 3 SCC 232) is not appliable to this case. Shri Rivonkar has submitted that the accused also did not file any case for the recovery of Rs.17,840/- in case the complainant had owed the said sum to the complainant and he further submits that if the complainant has not taken steps to recover the balance amount towards the sale of the machines it could be because of wrong legal advice.


8. The complainant in his evidence after stating what was stated in the complaint had produced the said delivery challan at Exhibit Pw1/A and had identified the signature of his brother Nilesh Pilankar who had prepared it at point A and that of the accused at point B and had further explained that the original of the challan was white in colour, the second copy was pink in colour and the third copy was yellow in colour. The complainant was asked to produce the challan book which he produced and he stated that a copy of the subject challan was not in the said challan book. Obviously, it could not have been there because according to the complainant the original was given to the accused, the second copy was produced by him and the third copy was produced by the accused. Admittedly the challan/invoice bears no.1562 and date as 10.10.01 and was marked Exhibit Pw1/A. In his cross examination the complainant was compelled to admit that invoive no.1563 had date as 16.9.2001 and had further admitted that on invoices no. 1561 and 1563 the words delivery challan which appeared on invoice no.1562 did not appear. On being asked by the accused, the complainant had also produced an invoice of Virani Sales Corporation from where the complainant had purchased the said machines. In cross examination he had denied the case of the accused that the complainant had given any place to the accused on rent or the accused had carried out any works of fabrication for him. As regrds the challan produced by the accused ? Exhibit P-1/A the complainant had explained that the contents of the challan Exhibit Pw1/A did not come on challan Exhibit P-1/A on account of full carbon paper not being used, and that only some portion had come on it.


9. The complainant's witness Shri Banaulikar had stated that he knew the complainant and in the year 2001 he had visited the complainant at Tivim Industrial Estate at Karaswada to discuss some business with him and at that time he had found the accused negotiating the purchase of second hand sewing mahines with the complainant.


10. On the other hand, the accused had stated that he had taken a contract of the complainant to make a loft and a ladder to go to the mezzanine floor of the complainant and the labour cost of it was Rs.18,480/- of which he was paid by the complainant Rs.1,000/- and the accused was required to be paid by the complaint towards labour cost Rs.17480/-. As stated by him, he was using a portion of the shed of the premises of the complainant for almost three months and the rent which was fixed at the rate of Rs.3500/- per month was rounded upto Rs.10,000/- and in October, 2001 he had asked the complainant to pay the said balance of Rs.17,480/- and he had also suggested to the complainant to deduct the said rent of Rs.10,000/- from the said amount of Rs.17480/- and pay him the balance which he was entitled to and his suggestion was not accepted by the complainant. The accused stated that the complainant suggested to the accused that he would pay 50% of the balance of labour charges by 19.10.2001 and the accused should pay 50% of the rent by 22.10.2001, by cheque and that the complainant further suggested to him that he would make the payment of the entire balance of 50% of labour charges by 26.10.2001 and that the accused should pay him the 50% balance of rent by 28.10.2001 by cheuque and asked the accused to give two post dated cheques to that effect, each amounting to Rs.5000/-. The accused also stated that he agreed to the suggestion of the complainant, as it was good for him, and at that time the accused asked the complainant for some writing regarding the discussions and at that time the complainant told him that he would issue a receipt of having received the rent and showed him the invoice book of Bhakti Garments and asked him to sign at the bottom, on one triplicate invoice by putting carbon on it and when he signed the invoice (Exhibit P-1) /A) at that time nothing was written on it in pen and the same was totally blank, except for the printed matter and he was told to sign the same as a token of their discussion. The accused also stated that he had asked the complainant for retaining for him the third copy of the said invoice Exhibit P-1/A as nothing was written on any of the three copies of the said invoice Exhibit P-1/A. In cross examination the accused admitted that he had not filed any case till date for the recovery of the said amount of Rs.17,480/- because he could not afford to file the same. He denied the suggestion that he did not file a case because his case is false.


11. The accused had produced the statement of his Bank account at Exhibit 39 and it does show that on 12.10.01 the accused had deposited a sum of Rs.9,000/- but on 29.10.01 had withdrawn Rs.4000/- and as on 1.11.2001 he had withdrawn further amount of Rs.4,000/- leaving a balance of Rs.1152/-. The cheques were deposited by the complainant on different dates and it could be that when the first cheque was deposited the accused had an amount in his bank to honour the said cheque and it is the contention of the Learned Counsel on behalf of the accused that the amount in the Bank account of the accused was not insufficient, as contemplated by section 138 of the Act for according to him only then that an offence would have been made out. This submission cannot be accepted because of the law laid down by the Apex Court to which reference has already been made hereinabove.


12. The complainant had produced the delivery challan cum invoice ? Exhibit Pw1/A which shows that 40 numbers sewing machines were given to the accused. The same carries the signature of the accused. The first explanation given by the accused in the reply to notice dated 28.11.01 is that the two cheques were given by the accused to the complainant towards three months rent, after rounding the period for which it was due and this according to the accused is inspite of the fact that the complainant owed to the accused a sum of Rs.17480/-. No prudent person would have given two cheques for Rs. 10,000/- to a person who in turn owes Rs.17480/-. That the said two cheques were given by the accused is admitted by him. Whether they were given towards part price to be paid to the complainant towards the sale of machines is one aspect. Whether they were given towards the rent payable by the accused is another aspect, but nevertheless the fact remains that both the cheques were given by the accused towards a liability which the accused owed to the complainant whether by way of part price of sale of machines or rent and therefore the accused under no circumstances could have given instructions to the bank to stop payment of the money due thereon. This is a case where the liability is admitted but only the nature of liability was disputed. Therefore the presumption ought to have been drawn with greater force and vigour in favour of the complainant which the Learned trial Court failed to.


13. The sale of machines was proved by the complainant not only with the evidence of delivery challan Exhibit Pw1/A but also with the evidence of Pw2. The accused who was in the habit of transacting his business by issuing cheques would have not been so naive, as to sign a blank challan as contended by him. The only inference which can be drawn from Exhibit Pw1/A is that the accused had signed the said delivery challan in proof of the delivery of the said sewing machines. On the contrary it appears, that it is the complainant who was rather naive, to have given to the accused in addition to the original challan, the said blank copy which has enabled the accused to set up the said plea which has got to be considered as false. The claim of manufacturing a ladder is very cryptic. The accused had not even stated as to who supplied the material for erecting the same or how much it was worth. Mere statement that the complainant owed to the accused a sum of Rs.18480/- of which the accused was paid Rs.1,000/- leaving a balance of Rs.17,480/- could not be accepted, without further corroboration.


14. In conclusion it may be stated that the giving of

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the two cheques was admitted by the accused and so also the liability to pay the amount due thereon and consequently there was no other option for the trial Court but to have convicted the accused. Consequently the appeal deserves to succeed. The impugned judgment is hereby set aside and the accused convicted under section 138 of the Act. 15. Learned Counsel on behalf of the accused submits that the accused is ready to pay the sum of Rs.10,000/- to the complainant. This proposal is not acceptable to the complainant. Learned Counsel further submits that the accused has undergone the trial for a long time and the amount due is only Rs.10,000/- and therefore no sentence of imprisonment be imposed on the accused. Shri Rivonkar the Learned Counsel for the complainant submitted that in case the accused is not to be imprisoned then he ought to be directed to pay compensation which is equivalent to the total amount due to the complainant. I am afraid that this submission cannot be accepted because the law contemplates only compensation which can be double the amount of the cheque. If the accused has faced the trial for almost eight years, the complainant too has been deprived of the amount which was rightly due to him for the same period. Shri Rivonkar has fairly conceded that no sentence of imprisonment be given to the accused but according to him the compensation atleast be doubled. Considering the facts and circumstances of the case and in view of the concession made, the accused is hereby sentenced to pay a fine of Rs.18,000/- and the entire sum shall be given to the complainant by way of compensation and in default the accused shall undergo simple imprisonment for six months. Fine to be paid within fifteen days.
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06-04-2016 Hari Lal Vishwakarma Versus State of U.P High Court of Judicature at Allahabad
04-04-2016 Ramesh Chandra & Others Versus Omprakash Rajpoot Vishwakarma High Court of Judicature at Allahabad
12-02-2016 M/s. Anjal Garments Versus Oriental Insurance Co. Ltd. & Another National Consumer Disputes Redressal Commission NCDRC
14-01-2016 Subhash Chandra Vishwakarma Versus Chief Information Commissioner U.P. State Information & Others High Court Of Judicature At Allahabad Lucknow Bench
22-12-2015 Hira Lal Vishwakarma @ Hira Lal Mistry & Others Versus Indradeo Vishwakarma & Others High Court of Judicature at Patna
27-11-2015 Satya Narayan Vishwakarma Versus State of U.P. & Others High Court of Judicature at Allahabad
28-08-2015 Kiran Sinha Versus Dr. A.K. Vishwakarma & Another National Consumer Disputes Redressal Commission NCDRC
28-08-2015 Dr. A.K. Vishwakarma Versus Kiran Sinha & Another National Consumer Disputes Redressal Commission NCDRC
24-08-2015 Provident Fund Commissioner Versus M/s. Bena Garments High Court of Judicature at Bombay
05-06-2015 M/s. Triven Garments Ltd., represented by its Managing Director & Others Versus State represented by the Sub-Inspector of Police & Others High Court of Judicature at Madras
23-03-2015 Abhinav Vishwakarma Versus Varsha Vishwakarma & Another High Court of Madhya Pradesh
12-03-2015 Ramakant Vishwakarma Versus District Judge (Incharge), Lucknow & Others High Court of Judicature at Allahabad
27-02-2015 SCM Garments (P.) Ltd. Versus Deputy Commissioner of Income-tax, Central Circle-III, Coimbatore Income Tax Appellate Tribunal Chennai
18-12-2014 Nelly Garments Pvt. Ltd. Versus Union of India High Court of Gujarat At Ahmedabad
27-11-2014 Sangeeta Vishwakarma Versus State of U.P. & Others High Court of Judicature at Allahabad
26-11-2014 Commissioner of Income-tax, Circle-II Versus Ankit Garments Manufacturing Co. High Court of Delhi
07-11-2014 KMC Textiles & Garments, rep.by its Proprietor, Shaj Mohammed Versus The Chief Manager & Authorized Officer, Indian Bank, Trichy Before the Madurai Bench of Madras High Court
24-10-2014 Board of Investment of Sri Lanka Versus Million Garments (PVT) Ltd. Supreme Court of Sri Lanka
10-09-2014 Banwari Vishwakarma Versus Union of India & Others High Court of Judicature at Allahabad
03-09-2014 Rajkumari Versus Sonu Vishwakarma High Court of Madhya Pradesh
28-08-2014 Sakthi Fashions, Manufacturers & Exporters of Fabrics and Garments, Represented by its Proprietrix Versus Export Credit Guarantee Corporation of India Ltd, Represented by its General Manager Tamil Nadu State Consumer Disputes Redressal Commission Chennai
23-07-2014 Sankar Prasad Vishwakarma Versus United Traders & Another High Court of Judicature at Calcutta
17-07-2014 Devendra Prakash Vishwakarma Versus State of U.P. High Court of Judicature at Allahabad
18-06-2014 Shashikant Vishwakarma Versus State of U.P. High Court of Judicature at Allahabad
11-06-2014 National Insurance Company Ltd. Versus M/s. Ess Ell Garments Punjab State Consumer Disputes Redressal Commission Chandigarh
01-05-2014 Sri Priyaluckshmi Garments Represented by Mrs. G. Mahalakshmi, Partner & Others Versus The Oriental Insurance Co. Ltd. & Others National Consumer Disputes Redressal Commission NCDRC
29-04-2014 Vijay Karlekar, Proprietor, M/s. New Keerthi Garments & Another Versus Karnataka State Financial Corporation & Another National Consumer Disputes Redressal Commission NCDRC
25-04-2014 In Re Jagadamba Garments Marketing Pvt. Ltd. & Another High Court of Judicature at Calcutta
25-03-2014 Ambika Vishwakarma Versus Rajiv Gandhi Proudhyogiki Vishwa Vidyalaya High Court of Madhya Pradesh
26-02-2014 M/s. Lakshya Garments through its Proprietor Versus National Insurance Company Limited National Consumer Disputes Redressal Commission NCDRC
07-02-2014 Hitesh Ramshakal Vishwakarma Versus State of Gujarat & Another High Court of Gujarat At Ahmedabad
09-01-2014 Anil Raghunath Vishwakarma Versus The State of Maharashtra & Another High Court of Judicature at Bombay
25-09-2013 The Regional Provident Fund Commissioner Versus M/s. Anjali Silks & Garments High Court of Karnataka
09-07-2013 Ashok Vishwakarma @ Surji & Another Versus State High Court of Delhi
04-07-2013 Deshraj Vishwakarma Versus State of Madhya Pradesh, Through Secretary & Others High Court of Madhya Pradesh
13-06-2013 Ramchandra Algu Vishwakarma Versus Shrikant Vasantrao Tile & Another High Court of Judicature at Bombay
26-04-2013 M/s. Viking Garments, (A Partnership Firm) Versus United India Insurance Company Ltd. National Consumer Disputes Redressal Commission NCDRC
09-04-2013 A.J. Ramadoss Versus S. Padmavathy and N. Sankar(spouse) Om Siva Sakthi Garments National Consumer Disputes Redressal Commission NCDRC
19-03-2013 M.P. State Electricity Board & Another Versus Ramlal Vishwakarma & Others High Court of Madhya Pradesh
14-03-2013 Dr. R. D. Vishwakarma Versus U.O.I. & Others High Court of Jammu and Kashmir
14-11-2012 CC&CE, Guntur Versus M/s. Kandukuri Garments (P) Ltd. Customs Excise Service Tax Appellate Tribunal South Zonal Bench At Bangalore
16-10-2012 Mahendra Mistry @ Mahendra Vishwakarma Versus National Insurance Co. Ltd. & Another High Court of Judicature at Patna
15-10-2012 Ashish Vishwakarma Versus National Insurance Co. Ltd. & Others Jharkhand State Consumer Disputes Redressal Commission Ranchi
12-10-2012 M/s. C.S. Garments & Another Versus The Assistant Commissioner (CT), Tirupur High Court of Judicature at Madras
06-08-2012 Commissioner of Income Tax Versus First Garments Manufacturing Co. India (P) Ltd High Court of Judicature at Madras
31-07-2012 Shiv Gopal Vishwakarma Versus Devendra Kumar & Others High Court of Madhya Pradesh
06-06-2012 M/s. Amex Garments Pvt. Ltd. Ekkattuthangal, Guindy, Rep. by Director Versus The Employees Provident Fund Appellate Tribunal, New Delhi & Others High Court of Judicature at Madras
15-05-2012 Vinay Kumar Vishwakarma Versus Union Of India & Others High Court of Delhi
26-04-2012 M/s. Kitex Garments Ltd. Versus CC, Cochin Customs Excise Service Tax Appellate Tribunal South Zonal Bench At Bangalore