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



M/s. Chitralekha Builders Through Anil G. Shah Power of Attorney & Husband of the Partner & Another v/s G.I.C. Employees Sonal Vihar Co-Op. Housing Society Ltd. & Another


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:- ANIL LIMITED [Under Liquidation] CIN = L15490GJ1993PLC019895

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:- A 2 Z BUILDERS PVT LTD [Active] CIN = U45201KL1993PTC007396

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

Company & Directors' Information:- S N N BUILDERS PRIVATE LIMITED [Active] CIN = U45202KA2009PTC051411

Company & Directors' Information:- H S R BUILDERS PVT LTD [Active] CIN = U45202WB1990PTC048868

Company & Directors' Information:- S V HOUSING PRIVATE LIMITED [Active] CIN = U70109DL2006PTC150816

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

Company & Directors' Information:- S. K. B. BUILDERS INDIA LIMITED [Active] CIN = U45400DL2010PLC197993

Company & Directors' Information:- J L BUILDERS PRIVATE LIMITED [Active] CIN = U45201TN1991PTC020527

Company & Directors' Information:- S B BUILDERS PVT LTD. [Active] CIN = U70101MH1988PTC272922

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

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

Company & Directors' Information:- INDIA BUILDERS CORPORATION PRIVATE LIMITED [Active] CIN = U45201KA2006PTC039914

Company & Directors' Information:- M G BUILDERS (INDIA) PRIVATE LIMITED [Active] CIN = U45400UP2013PTC055903

Company & Directors' Information:- Q 1 BUILDERS PRIVATE LIMITED [Active] CIN = U45200KL2014PTC037541

Company & Directors' Information:- V N V BUILDERS PRIVATE LIMITED [Active] CIN = U45201TZ2002PTC010096

Company & Directors' Information:- SONAL BUILDERS PRIVATE LIMITED [Active] CIN = U70100MH1989PTC054714

Company & Directors' Information:- V G P HOUSING PRIVATE LIMITED [Active] CIN = U65922TN1972PTC006240

Company & Directors' Information:- R E L BUILDERS PRIVATE LIMITED [Active] CIN = U70102AP2007PTC055964

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

Company & Directors' Information:- L R BUILDERS PVT PRIVATE LIMITED [Active] CIN = U74899DL1995PTC067771

Company & Directors' Information:- J A BUILDERS LIMITED [Amalgamated] CIN = U74899DL1987PLC028050

Company & Directors' Information:- U S BUILDERS (INDIA) PRIVATE LIMITED [Active] CIN = U45400WB2013PTC197792

Company & Directors' Information:- R ANIL & COMPANY LTD [Strike Off] CIN = U17119WB1991PLC051078

Company & Directors' Information:- T T BUILDERS PRIVATE LIMITED [Active] CIN = U45201DL2005PTC131951

Company & Directors' Information:- L. D. K. BUILDERS PRIVATE LIMITED [Active] CIN = U70101UP1998PTC077138

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

Company & Directors' Information:- C T BUILDERS PRIVATE LIMITED [Active] CIN = U70101PB2002PTC025201

Company & Directors' Information:- OP INDIA PRIVATE LIMITED [Active] CIN = U29253DL2015FTC285049

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

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

Company & Directors' Information:- T N BUILDERS PRIVATE LIMITED [Active] CIN = U45200DL2011PTC215096

Company & Directors' Information:- B R HOUSING PVT LTD [Active] CIN = U45203WB1995PTC073083

Company & Directors' Information:- M R G BUILDERS PRIVATE LIMITED [Active] CIN = U45201KL1993PTC007331

Company & Directors' Information:- P A R Y BUILDERS PRIVATE LIMITED [Active] CIN = U70101DL2005PTC138724

Company & Directors' Information:- M S S BUILDERS PRIVATE LIMITED. [Active] CIN = U70109DL2006PTC149555

Company & Directors' Information:- J. T. BUILDERS PRIVATE LIMITED [Active] CIN = U70109DL2006PTC149607

Company & Directors' Information:- SOCIETY BUILDERS PRIVATE LIMITED [Amalgamated] CIN = U45201UP1999PTC024145

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

Company & Directors' Information:- K D BUILDERS PRIVATE LIMITED [Active] CIN = U45201DL1997PTC087003

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

Company & Directors' Information:- N C R BUILDERS PRIVATE LIMITED [Active] CIN = U45201DL1999PTC100007

Company & Directors' Information:- J K BUILDERS PRIVATE LIMITED [Active] CIN = U70101HR1985PTC021959

Company & Directors' Information:- M H BUILDERS PRIVATE LIMITED [Active] CIN = U74899DL1986PTC026488

Company & Directors' Information:- R D B BUILDERS PRIVATE LIMITED [Active] CIN = U45201WB2003PTC096626

Company & Directors' Information:- M E I BUILDERS PRIVATE LIMITED [Active] CIN = U74899DL1993PTC055662

Company & Directors' Information:- S K BUILDERS PRIVATE LIMITED [Active] CIN = U65910GJ1995PTC026680

Company & Directors' Information:- G K S HOUSING LIMITED [Amalgamated] CIN = U45201TN1996PLC036147

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

Company & Directors' Information:- ANIL (INDIA) PVT LTD [Active] CIN = U45201WB1983PTC036608

Company & Directors' Information:- S L BUILDERS PRIVATE LIMITED [Active] CIN = U74899DL1988PTC033077

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

Company & Directors' Information:- P H BUILDERS PRIVATE LIMITED [Active] CIN = U74899DL1989PTC037734

Company & Directors' Information:- H G C BUILDERS PVT LTD [Amalgamated] CIN = U45201WB1982PTC034519

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

Company & Directors' Information:- A B M BUILDERS PVT LTD [Active] CIN = U45201KL1993PTC007506

Company & Directors' Information:- R. J. HOUSING PRIVATE LIMITED [Active] CIN = U45400WB2007PTC114792

Company & Directors' Information:- S A P BUILDERS PRIVATE LIMITED [Active] CIN = U45201DL2005PTC139227

Company & Directors' Information:- S R BUILDERS LTD [Active] CIN = U45203CH1992PLC012451

Company & Directors' Information:- A P D BUILDERS PRIVATE LIMITED [Active] CIN = U45201DL2000PTC107883

Company & Directors' Information:- INDIA HOUSING LIMITED [Active] CIN = U45200PN2008PLC131883

Company & Directors' Information:- A.T. BUILDERS PRIVATE LIMITED [Strike Off] CIN = U70100CT2009PTC021517

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

Company & Directors' Information:- S R I F BUILDERS PRIVATE LIMITED [Converted to LLP] CIN = U45202DL1996PTC083461

Company & Directors' Information:- B. E. BUILDERS PRIVATE LIMITED [Active] CIN = U70102DL2007PTC164110

Company & Directors' Information:- BUILDERS INDIA LIMITED [Active] CIN = U45201TN1977PLC007313

Company & Directors' Information:- R D HOUSING PVT LTD [Active] CIN = U70101WB1996PTC081099

Company & Directors' Information:- B M R BUILDERS PRIVATE LIMITED [Strike Off] CIN = U70101OR2010PTC011791

Company & Directors' Information:- K K BUILDERS PRIVATE LIMITED [Active] CIN = U74899DL1990PTC039555

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

Company & Directors' Information:- C H BUILDERS PRIVATE LIMITED [Active] CIN = U45209PB2013PTC038109

Company & Directors' Information:- S R M BUILDERS PRIVATE LIMITED [Active] CIN = U74899DL1992PTC051505

Company & Directors' Information:- G C HOUSING PRIVATE LIMITED [Active] CIN = U45201DL2003PTC122011

Company & Directors' Information:- C. R. BUILDERS PRIVATE LIMITED [Active] CIN = U45200UP2007PTC033110

Company & Directors' Information:- Y AND R BUILDERS PRIVATE LIMITED [Active] CIN = U74899DL1995PTC070024

Company & Directors' Information:- A K BUILDERS PVT LTD [Active] CIN = U45203MN1991PTC003601

Company & Directors' Information:- P S BUILDERS PVT LTD [Strike Off] CIN = U45201NL1989PTC003261

Company & Directors' Information:- D S V BUILDERS PRIVATE LIMITED [Active] CIN = U70109DL1999PTC098326

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

Company & Directors' Information:- K S K BUILDERS PRIVATE LIMITED [Strike Off] CIN = U70109JH2013PTC001476

Company & Directors' Information:- D A BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201PB1997PTC020415

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

Company & Directors' Information:- SONAL PRIVATE LTD [Strike Off] CIN = U24131DL1985PTC019997

Company & Directors' Information:- K G BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45202UP1969PTC003269

Company & Directors' Information:- S V R BUILDERS INDIA PRIVATE LIMITED [Active] CIN = U45205KA2011PTC060841

Company & Directors' Information:- E AND A BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201TZ1995PTC006000

Company & Directors' Information:- S K D BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45209PB2008PTC032032

Company & Directors' Information:- M S J BUILDERS PRIVATE LIMITED [Active] CIN = U45201UP1984PTC006828

Company & Directors' Information:- B P BUILDERS PRIVATE LIMITED [Active] CIN = U45400WB2008PTC121741

Company & Directors' Information:- D M V BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201TZ1995PTC006520

Company & Directors' Information:- M. T. BUILDERS PRIVATE LIMITED [Active] CIN = U45201AS2009PTC009122

Company & Directors' Information:- POWER BUILDERS PRIVATE LIMITED [Strike Off] CIN = U74210JH1999PTC009080

Company & Directors' Information:- S G BUILDERS PRIVATE LIMITED [Active] CIN = U74899DL1991PTC042974

Company & Directors' Information:- S L F BUILDERS PVT LTD [Strike Off] CIN = U45201PB1988PTC008515

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

Company & Directors' Information:- J. D. HOUSING PRIVATE LIMITED [Active] CIN = U45309PN2016PTC166622

Company & Directors' Information:- R. R. BUILDERS PRIVATE LIMITED [Active] CIN = U45201UP1995PTC017748

Company & Directors' Information:- A N HOUSING PRIVATE LIMITED [Strike Off] CIN = U45400UP2008PTC035479

Company & Directors' Information:- R G R BUILDERS (INDIA) PRIVATE LIMITED [Active] CIN = U70101KA2007PTC042107

Company & Directors' Information:- G A BUILDERS PRIVATE LIMITED [Active] CIN = U45200MH1996PTC101172

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

Company & Directors' Information:- C K R BUILDERS PRIVATE LIMITED [Active] CIN = U45200TZ2015PTC021602

Company & Directors' Information:- L AND H BUILDERS PRIVATE LIMITED [Active] CIN = U45201UP1995PTC019089

Company & Directors' Information:- M K BUILDERS PRIVATE LTD [Active] CIN = U74899DL1985PTC022195

Company & Directors' Information:- A V A BUILDERS PRIVATE LIMITED [Active] CIN = U70109DL2006PTC153695

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:- A R BUILDERS PRIVATE LIMITED [Strike Off] CIN = U74899DL1991PTC043507

Company & Directors' Information:- H J BUILDERS PRIVATE LIMITED [Strike Off] CIN = U70101AS2003PTC007231

Company & Directors' Information:- L AND L BUILDERS PRIVATE LIMITED [Active] CIN = U70101GA2008PTC005908

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

Company & Directors' Information:- P D BUILDERS PRIVATE LIMITED [Active] CIN = U45209WB2000PTC092173

Company & Directors' Information:- A & L BUILDERS PRIVATE LIMITED [Active] CIN = U45201PB2007PTC031508

Company & Directors' Information:- SONAL HOUSING PRIVATE LIMITED [Active] CIN = U70101WB2004PTC100605

Company & Directors' Information:- ANIL AND COMPANY PRIVATE LTD. [Active] CIN = U74899DL1986PTC024408

Company & Directors' Information:- G M G BUILDERS PRIVATE LIMITED [Active] CIN = U74899DL1995PTC067801

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

Company & Directors' Information:- M J BUILDERS PRIVATE LIMITED [Converted to LLP] CIN = U70100MH1980PTC023374

Company & Directors' Information:- U G BUILDERS PRIVATE LIMITED [Active] CIN = U45201DL1984PTC017921

Company & Directors' Information:- R S BUILDERS PRIVATE LIMITED [Active] CIN = U24231UP1989PTC010498

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

Company & Directors' Information:- G S A BUILDERS PRIVATE LIMITED [Active] CIN = U70101TN2008PTC066806

Company & Directors' Information:- D L HOUSING PRIVATE LIMITED [Active] CIN = U45400WB2009PTC135703

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

Company & Directors' Information:- G M K HOUSING PRIVATE LIMITED [Active] CIN = U74899DL1995PTC069486

Company & Directors' Information:- D. C. BUILDERS PRIVATE LIMITED [Strike Off] CIN = U70109DL1996PTC080902

Company & Directors' Information:- R C R BUILDERS PRIVATE LIMITED [Strike Off] CIN = U70101DL1997PTC085386

Company & Directors' Information:- J P K BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201KL1997PTC011242

Company & Directors' Information:- V S BUILDERS PVT LTD [Strike Off] CIN = U45201CH1993PTC013278

Company & Directors' Information:- G D S BUILDERS PRIVATE LIMITED [Active] CIN = U45201OR2008PTC009959

Company & Directors' Information:- C E S BUILDERS PRIVATE LIMITED [Active] CIN = U45400TN2015PTC101397

Company & Directors' Information:- C. S. BUILDERS PRIVATE LIMITED [Active] CIN = U45400MH2011PTC219467

Company & Directors' Information:- E. V. BUILDERS (INDIA) PRIVATE LIMITED [Converted to LLP] CIN = U45202MH2010PTC198479

Company & Directors' Information:- S F BUILDERS PRIVATE LIMITED [Active] CIN = U70101TN2008PTC066532

Company & Directors' Information:- R G HOUSING PRIVATE LIMITED [Active] CIN = U70102UP2012PTC052735

Company & Directors' Information:- M G R BUILDERS PRIVATE LIMITED [Active] CIN = U45201UP2006PTC032122

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

Company & Directors' Information:- O N BUILDERS PRIVATE LIMITED [Amalgamated] CIN = U45400DL2007PTC171085

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

Company & Directors' Information:- A AND T BUILDERS PRIVATE LIMITED [Active] CIN = U45201KL2004PTC017143

Company & Directors' Information:- S H S BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201KA1995PTC018278

Company & Directors' Information:- A V J BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201KL1998PTC012021

Company & Directors' Information:- S S BUILDERS (INDIA) PVT LTD [Strike Off] CIN = U45201DL1981PTC011552

Company & Directors' Information:- B K BUILDERS PVT LTD. [Strike Off] CIN = U70200WB1989PTC046943

Company & Directors' Information:- B B HOUSING PRIVATE LIMITED [Strike Off] CIN = U70109WB1997PTC084775

Company & Directors' Information:- A P BUILDERS PVT LTD [Strike Off] CIN = U70101OR1995PTC003817

Company & Directors' Information:- A G M BUILDERS P. LTD. [Strike Off] CIN = U45201TN1989PTC017875

Company & Directors' Information:- B S R HOUSING PRIVATE LIMITED [Strike Off] CIN = U70102AP2005PTC048146

Company & Directors' Information:- K S BUILDERS PRIVATE LIMITED [Active] CIN = U74899DL1985PTC020747

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

Company & Directors' Information:- S N BUILDERS PRIVATE LIMITED [Active] CIN = U45201PB1991PTC011027

Company & Directors' Information:- M E C BUILDERS PRIVATE LIMITED [Active] CIN = U45200MH1972PTC016083

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

Company & Directors' Information:- D S Y BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45202PN2002PTC017167

Company & Directors' Information:- D B BUILDERS PVT LTD [Active] CIN = U70109WB1989PTC046772

Company & Directors' Information:- R V C BUILDERS LIMITED [Strike Off] CIN = U45200HP2012PLC000084

Company & Directors' Information:- A TO Z BUILDERS PRIVATE LIMITED [Active] CIN = U74899DL1994PTC059040

Company & Directors' Information:- J V D BUILDERS PRIVATE LIMITED [Active] CIN = U74899DL2001PTC109814

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

Company & Directors' Information:- L & D BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45209PB2010PTC033579

Company & Directors' Information:- M. P. HOUSING PRIVATE LIMITED [Strike Off] CIN = U45200UP2007PTC033329

Company & Directors' Information:- G L BUILDERS PRIVATE LIMITED [Active] CIN = U74899DL1984PTC017694

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:- S K J HOUSING PRIVATE LIMITED [Active] CIN = U63023WB1999PTC089993

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

Company & Directors' Information:- INDIA BUILDERS LTD [Under Liquidation] CIN = U45400WB1954PLC021804

Company & Directors' Information:- S V R HOUSING INDIA PRIVATE LIMITED [Strike Off] CIN = U45200AP2009PTC064511

Company & Directors' Information:- R K HOUSING PRIVATE LIMITED [Active] CIN = U74899DL1988PTC032252

Company & Directors' Information:- R S BUILDERS PVT LTD [Strike Off] CIN = U45220PB1988PTC008282

Company & Directors' Information:- F C BUILDERS PRIVATE LIMITED [Under Process of Striking Off] CIN = U45200KL2012PTC032186

Company & Directors' Information:- J HOUSING PRIVATE LTD [Active] CIN = U74899DL1980PTC010338

Company & Directors' Information:- R G BUILDERS PRIVATE LIMITED [Active] CIN = U45200MH1973PTC016879

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

Company & Directors' Information:- K P A HOUSING PRIVATE LIMITED [Strike Off] CIN = U45201TN2005PTC055354

Company & Directors' Information:- D POWER BUILDERS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U31102MH2005PTC155686

Company & Directors' Information:- D. L. BUILDERS PRIVATE LIMITED [Active] CIN = U45200MH2008PTC187771

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

Company & Directors' Information:- P M BUILDERS PRIVATE LIMITED [Active] CIN = U45200MH2005PTC150517

Company & Directors' Information:- D. B. F. BUILDERS PRIVATE LIMITED [Active] CIN = U45400UP2007PTC058963

Company & Directors' Information:- S L V BUILDERS PRIVATE LIMITED [Active] CIN = U45200TG1997PTC027762

Company & Directors' Information:- V. D. P. HOUSING PRIVATE LIMITED [Active] CIN = U70102UP2012PTC054142

Company & Directors' Information:- K. T. M. BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201UP2005PTC031147

Company & Directors' Information:- G C BUILDERS PRIVATE LIMITED [Active] CIN = U45400WB2013PTC198224

Company & Directors' Information:- T B BUILDERS PRIVATE LIMITED [Strike Off] CIN = U70101AS2002PTC006780

Company & Directors' Information:- S & S BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201JH2012PTC000236

Company & Directors' Information:- T K BUILDERS PRIVATE LIMITED [Under Process of Striking Off] CIN = U74899DL1989PTC036793

Company & Directors' Information:- G G BUILDERS PRIVATE LIMITED [Under Process of Striking Off] CIN = U70100DL2011PTC217636

Company & Directors' Information:- B B S BUILDERS PRIVATE LIMITED [Strike Off] CIN = U70101DL1999PTC103044

Company & Directors' Information:- G R E HOUSING PRIVATE LIMITED [Active] CIN = U70102AP2008PTC061004

Company & Directors' Information:- C N B BUILDERS PRIVATE LIMITED [Strike Off] CIN = U70102KA2010PTC053200

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

Company & Directors' Information:- M P BUILDERS LTD [Strike Off] CIN = U74210WB1955PLC022613

Company & Directors' Information:- SHAH BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201DL1985PTC020776

Company & Directors' Information:- S K R BUILDERS PVT LTD [Strike Off] CIN = U45201CH1988PTC008761

Company & Directors' Information:- K V BUILDERS PVT LTD [Strike Off] CIN = U70102MH1969PTC014396

Company & Directors' Information:- A AND A BUILDERS PVT LTD [Strike Off] CIN = U45209CH1987PTC007331

Company & Directors' Information:- S. C. M. BUILDERS PVT. LTD. [Strike Off] CIN = U45201WB1995PTC069004

Company & Directors' Information:- D & J BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201WB1999PTC090699

Company & Directors' Information:- T C M BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201TN2000PTC046191

Company & Directors' Information:- S G BUILDERS PVT LTD [Not available for efiling] CIN = U45201PB1990PTC010662

Company & Directors' Information:- N M BUILDERS PRIVATE LIMITED. [Strike Off] CIN = U45201DL1985PTC022814

Company & Directors' Information:- G M HOUSING PRIVATE LIMITED [Strike Off] CIN = U99999MH1994PTC076203

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

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

Company & Directors' Information:- S R G BUILDERS PVT LTD [Strike Off] CIN = U45203DL1984PTC017780

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

Company & Directors' Information:- R K BUILDERS INDIA PRIVATE LIMITED [Strike Off] CIN = U45202KL2006PTC020079

Company & Directors' Information:- G N BUILDERS PRIVATE LIMITED [Active] CIN = U74899DL1988PTC032547

Company & Directors' Information:- I C B R BUILDERS PVT LTD [Active] CIN = U74899DL1982PTC013131

Company & Directors' Information:- K R BUILDERS PVT LTD [Active] CIN = U45201PB1981PTC004406

Company & Directors' Information:- CO-OP PVT LTD [Active] CIN = U70109WB1944PTC011810

Company & Directors' Information:- B S BUILDERS PRIVATE LIMITED [Active] CIN = U45201DL2001PTC111390

Company & Directors' Information:- V S BUILDERS PRIVATE LIMITED [Active] CIN = U45201GJ1982PTC005647

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

Company & Directors' Information:- A AND A BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201KL1996PTC010546

Company & Directors' Information:- K R V BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45400TN2011PTC082953

Company & Directors' Information:- P S BUILDERS PVT LTD [Strike Off] CIN = U70101DL1982PTC014512

Company & Directors' Information:- S AND M BUILDERS PVT LTD [Strike Off] CIN = U45201GJ1988PTC010258

Company & Directors' Information:- ANIL PRIVATE LIMITED [Active] CIN = U67120MH1943PTC003911

Company & Directors' Information:- S M P BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45202MH2009PTC193614

Company & Directors' Information:- K B BUILDERS PRIVATE LIMITED [Active] CIN = U24231UP1983PTC005964

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

Company & Directors' Information:- G R BUILDERS PRIVATE LTD [Active] CIN = U74899DL1988PTC031739

Company & Directors' Information:- A S B BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201DL2004PTC126039

Company & Directors' Information:- P J S BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45200DL2007PTC157780

Company & Directors' Information:- K K HOUSING PRIVATE LIMITED [Strike Off] CIN = U45200DL2012PTC232532

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

Company & Directors' Information:- H B BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201GJ1995PTC024972

Company & Directors' Information:- D V D BUILDERS PRIVATE LIMITED [Under Liquidation] CIN = U70101TN1972PTC006273

Company & Directors' Information:- M L BUILDERS PVT LTD [Strike Off] CIN = U45202CH1982PTC005046

Company & Directors' Information:- S K BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201TG1994PTC018761

Company & Directors' Information:- V R HOUSING PRIVATE LIMITED [Strike Off] CIN = U45201AP1998PTC030550

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

Company & Directors' Information:- N R S BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45200PB2004PTC027729

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Company & Directors' Information:- P & M HOUSING PRIVATE LIMITED [Active] CIN = U70102MH2012PTC229509

Company & Directors' Information:- D. H. HOUSING PRIVATE LIMITED [Active] CIN = U70102MH2012PTC237322

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:- M M BUILDERS PRIVATE LIMITED [Active] CIN = U45200MH1981PTC024427

Company & Directors' Information:- J BUILDERS PVT LTD [Active] CIN = U45200MH1982PTC027086

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

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

Company & Directors' Information:- G & J BUILDERS PRIVATE LIMITED [Active] CIN = U45400TG2007PTC053751

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Company & Directors' Information:- L R HOUSING PRIVATE LIMITED [Active] CIN = U70100TG2013PTC089981

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

Company & Directors' Information:- BUILDERS CORPN PVT LTD [Active] CIN = U26921WB1959PTC024088

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Company & Directors' Information:- N S BUILDERS PRIVATE LIMITED [Strike Off] CIN = U70200DL2015PTC285443

Company & Directors' Information:- R A R BUILDERS PRIVATE LIMITED [Active] CIN = U45200DL2011PTC220209

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Company & Directors' Information:- B G HOUSING PRIVATE LIMITED [Active] CIN = U70101DL2004PTC124095

Company & Directors' Information:- B S S BUILDERS PRIVATE LIMITED [Strike Off] CIN = U70101DL2005PTC136109

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 D N BUILDERS PRIVATE LIMITED [Active] CIN = U45400KL2014PTC036925

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

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

Company & Directors' Information:- M D BUILDERS PRIVATE LIMITED [Active] CIN = U45201GJ1985PTC008103

Company & Directors' Information:- M. R. SHAH BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201GJ2011PTC067104

Company & Directors' Information:- N J K BUILDERS PRIVATE LIMITED [Active] CIN = U45201KL1998PTC012440

Company & Directors' Information:- E R BUILDERS PRIVATE LIMITED [Active] CIN = U70100RJ2020PTC072730

Company & Directors' Information:- R C C BUILDERS PRIVATE LIMITED [Active] CIN = U26942UP1974PTC003896

Company & Directors' Information:- B Y BUILDERS PVT LTD [Strike Off] CIN = U70102MH1982PTC027804

Company & Directors' Information:- V I BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201RJ2000PTC016187

Company & Directors' Information:- H H BUILDERS PVT LTD [Strike Off] CIN = U74210OR1988PTC001970

Company & Directors' Information:- ANIL BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45200TG1992PTC013975

Company & Directors' Information:- N K T BUILDERS PVT LTD [Strike Off] CIN = U99999MH1982PTC026429

Company & Directors' Information:- K P D BUILDERS PVT LTD [Strike Off] CIN = U99999MH1982PTC027666

Company & Directors' Information:- A K Y HOUSING PRIVATE LIMITED [Strike Off] CIN = U45400TG2007PTC056210

Company & Directors' Information:- M K Y HOUSING PRIVATE LIMITED [Strike Off] CIN = U45400TG2008PTC059752

Company & Directors' Information:- G M R HOUSING PRIVATE LIMITED [Under Process of Striking Off] CIN = U70102TG2002PTC038792

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

Company & Directors' Information:- G . K. C BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45300DL2008PTC179685

Company & Directors' Information:- I T F BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45400DL2007PTC167433

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

Company & Directors' Information:- N A BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45200DL2006PTC156402

Company & Directors' Information:- M N BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45200DL2006PTC156687

Company & Directors' Information:- N Y BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45200DL2007PTC164581

Company & Directors' Information:- G O C BUILDERS PRIVATE LIMITED [Strike Off] CIN = U70101KL2006PTC019126

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

Company & Directors' Information:- THE HOUSING CORPORATION LIMITED [Dissolved] CIN = U99999MH1946PLC010719

Company & Directors' Information:- D AND F BUILDERS LTD. [Dissolved] CIN = U99999MH1948PLC006812

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

Company & Directors' Information:- R J BUILDERS PVT LTD [Strike Off] CIN = U99999MH1974PTC018002

    Civil Appeal No. 946 of 2016

    Decided On, 01 March 2021

    At, Supreme Court of India

    By, THE HONOURABLE MS. JUSTICE INDU MALHOTRA & THE HONOURABLE MR. JUSTICE AJAY RASTOGI

    For the Appearing Parties: Jay Savla, Sr. Advocate, Prerna Mehta, O.P. Bhadani, Advocates.



Judgment Text

Indu Malhotra, J.1. The present Civil Appeal has been filed assailing the Judgment and Order dated 22.07.2014 passed by the Bombay High Court in Appeal No. 558 / 2007 dismissed the appeal filed by the appellants against the Consent Order dated 16.02.2005 in Suit No. 1335 / 1988 to which the appellants are not the signatory to the proceedings.2. The lis pertains to land admeasuring 5082 square yards bearing Survey No. 218, CTS No. 727 situated in Village Mulund, Greater Bombay. The background facts of this litigation are briefly stated as follows :(i) An Agreement to Sell dated 28.04.1980 was executed between Defendant Nos. 1 to 52-Vaity family and the Plaintiff-M/s. Chitralekha Builders (then comprising of one Kusum Gorule and Tukaram Baliram Nalwade), whereby the Vaity family undertook to execute a Deed of Conveyance in favour of Chitralekha Builders, or its nominees, on receipt of Rs.35,00,000 towards the balance consideration.(ii) On 09.05.1980, M/s. Chitralekha Builders entered into an Agreement with a Society viz. G.I.C. Sonal Vihar Co-operative Housing Society Ltd.-Respondent No.1 herein, whereby it was agreed that Chitralekha Builders would develop the suit property, and the constructed area would be given to the Society after development.(iii) On 01.07.1980, the Partnership between Kusum Gorule and Tukaram Baliram Nalawade stood dissolved vide a Dissolution Deed.3. Suit No. 1335 / 1988 3.1. On the failure of the Vaity family to handover possession of the suit property, and execute the Sale Deed as per the Agreement dated 28.04.1980, Respondent No. 1-Society and Respondent No.2-Kusum Gorule filed Suit No. 1335 / 1988 before the Bombay High Court against the Vaity family seeking specific performance of the said agreement.3.2. During the pendency of the suit, M/s. Chitralekha Builders was re-constituted, and a Partnership Deed dated 08.04.1989 was executed between Respondent No.2-Kusum Gorule, Appellant No.2-Nina Anil Shah and two other partners viz. S.J.Pakhare and S.N.Gadekar. Pursuant to the Partnership Deed, the Appellant No. 2 was made a partner of M/s. Chitralekha Builders to the extent of 50%.3.3. Subsequently, a Supplementary Deed dated 26.01.1996 was executed between Respondent No.2-Kusum Gorule, Appellant No.2-Nina Anil Shah and the two other partners, whereby S.J.Pakhare relinquished his entire share in the partnership in favour of Appellant No.2; and S.N.Gadekar relinquished his share equally between Appellant No.2 and Respondent No.2.3.4. The Bombay High Court appointed a Court Receiver of the property by Order dated 31.08.1991 passed in Notice of Motion No. 1311 / 1988 filed in Suit No. 1335 / 1988. It was noted that Respondent No.2 had taken possession of the suit property, and constructed a boundary wall around the property.3.5. The Appellants filed Chamber Summons No. 1334 / 2004 for impleadment as co-plaintiffs in Suit No. 1335 / 1988. The Respondents filed Chamber Summons to transpose themselves as Defendants.The Chamber Summons filed by the parties were disposed of by a common order dated 26.10.2004 passed by the learned single judge of the High Court. The Chamber Summons filed by the appellants for impleadment as co-plaintiffs was dismissed as not maintainable, since a party could not force himself to be a co-plaintiff in the Suit. R.1-Society was transposed as Defendant No. 54.3.6. The Appellants filed Appeal No. 598 / 2005 against the Order dated 26.10.2004 rejecting their Chamber Summons for impleadment before the division bench of the High Court.3.7. First consent decree dated 16.02.2005During the pendency of the aforesaid Appeal, the Respondent No. 2 entered into a compromise with the Vaity family on 16.02.2005, and drew up Consent terms, whereby the Vaity family agreed to execute the Conveyance Deed in favour of Respondent No.2 / nominees on receipt of the balance consideration of Rs.35 Lacs. The agreement dated 28.04.1980 between the Vaity family and M/s. Chitralekha Builders stood cancelled. It is relevant to note at this stage that the appellants had not been impleaded as parties to the suit. Pursuant to the consent terms arrived between R.2-Kusum Gorule and the Vaity family, the learned Single Judge passed a Consent Decree dated 16.02.2005, whereby Suit No. 1335 / 1988 was partly decreed as per the Consent Terms (First Consent Decree). It was however observed that the Suit would continue with respect to Defendant No.54-Society, which was now re-transposed as the Plaintiff.3.8. On 26.07.2005, the Respondent No. 2-Kusum Gorule sold the suit property to M/s. Oswal Enterprises / Builders, who were subsequently impleaded as Defendant No. 57 in Suit No. 1335 / 1988.3.9. The appellants filed Chamber Summons No. 961 / 2005 in Appeal No. 598 / 2005 seeking amendment to the original Chamber Summons No. 1334/2004, praying that the appellants be impleaded as Defendants instead of co-plaintiffs. A division bench of the High Court by Order dated 19.08.2005 allowed the Appeal alongwith the Chamber Summons No. 961 / 2005, and directed that the appellants be added as Defendants in the Suit. It was held that the appellants were necessary parties to effectuate the final adjudication of disputes.3.10. Appeal against the first consent decreeUpon being impleaded as Defendants in Suit No. 1335 /1988, the appellants filed Appeal No. 558 / 2007 to challenge the consent decree dated 16.02.2005. The High Court by the impugned order dated 22.07.2014 dismissed the Appeal, and held that the appellants were not parties to the Consent Terms dated 16.02.2005, and would not be bound by the same.The rights of the appellants were not affected by the Consent terms, and therefore, the order dated 16.02.2005 did not warrant interference.The present Civil Appeal has been filed to challenge the Order dated 22.07.2014.3.11. Second Consent decree dated 03.10.2005On 03.10.2005, the Respondent Nos. 1 and 2 entered into a compromise with Oswal Enterprises, wherein it was agreed that Respondent No. 1 would transfer the suit property to Oswal Enterprises on receipt of Rs.50 Lacs, and would make no claim on the suit property. The learned single judge took the draft amendment on record, and impleaded Oswal Builders as Defendant No. 57. The Suit No. 1335 / 1998 was decreed as per the Consent Terms (Second Consent Decree). On an objection being raised by the appellants, the High Court granted 4 weeks to initiate appropriate proceedings to challenge the Consent decree, and directed the Court Receiver not to handover possession of the suit property for 4 weeks. The Suit was accordingly disposed of.4. Suit No. 3162 / 2005Pursuant to the Order dated 03.10.2005, the Appellant No.2 filed Suit No. 3162 / 2005 before the Bombay High Court for a declaration that the 1st and 2nd Consent decrees dated 16.02.2005 and 03.10.2005, were illegal and void.M/s. Chitralekha Builders was impleaded as Defendant No.1, Kusum Gorule was impleaded as Defendant No.2, and M/s. Oswal Enterprises was impleaded as Defendant No.3.It was prayed that :“(a) this Hon’ble Court be pleased to declare that the partnership firm M/s Chitralekha Builders stands dissolved on 15.07.2004 or from such other date as this Hon’ble Court may deem fit and proper;(b) this Hon’ble Court be pleased to order for dissolution and winding up of affairs of the partnership firm M/s Chitralekha Builders under the order and directions of this Hon’ble Court.(c) this Hon’ble Court be pleased to order for taking accounts of the partnership firm M/s Chitralekha Builders from the date of dissolution or from such other date as this Hon’ble Court may deem fit and proper and the shares of the plaintiff and the defendant no. 2 be ascertained and ordered to be paid over.(d) for the purposes aforesaid, necessary directions be given and orders be passed;(e) this Hon’ble Court be pleased to declare that consent decree dated 16.02.2005 passed in suit No. 1335 of 1998 is bad in law, illegal and void and not binding upon the suit property;(f) this Hon’ble Court be pleased to further declare that the consent decree dated 03.10.2005 passed in suit no. 1335 of 1998 is bad in law, illegal and void and not binding upon the suit property;(g) this Hon’ble Court be pleased to declare that the purported conveyance dated 25.07.2005 executed in favour of the defendant no. 3 of the suit property is bad in law, void, inoperative and not enforceable against the suit property.(h) this Hon’ble Court be pleased to pass the decree revoking and cancelling the purported conveyance dated 26.07.2005 executed in favour of the defendant no. 3 in respect of the suit property.(i) Pending the hearing and final disposal of the suit court receiver, High Court, Bombay or any other any fit and proper person be appointed as the receiver in respect of the suit property more particularly described in Schedule annexed to the plaint and marked Exhibit-B with all powers under Order 40 of the Code of Civil Procedure, 1908;(j) pending the hearing and final disposable of the suit the defendants no. 2 and 3, their agents, servants and/or any person acting or claiming through them be restrained by an interim order and injunction of this Hon’ble Court from dealing with, disposing of or creating any third party interest or carrying out development works of any nature whatsoever in the suit property more particularly described in the Scheduled annexed to the plaint and marked Exhibit-B.(k) ad-interim reliefs in terms of prayers (i) and (j) above be granted;(l) Cost of the suit be awarded to the plaintiff;(m) Such other and further reliefs as the nature and circumstances of the case may require be granted.”During the course of hearing, we were informed that the Suit No.3162 / 2005 is pending at the stage of recording of evidence.5. Arbitration proceedings5.1. The inter se disputes between Appellant No.2-Nina Anil Shah and Respondent No.2-Kusum Gorule led to the invocation of arbitration proceedings. The Bombay Court by Order dated 22.07.2005 appointed Justice A.C. Agarwal, retired Chief Justice of the Madras High Court as the sole arbitrator.5.2. The sole arbitrator passed an Award on 01.08.2006 holding that the partnership firm-Chitralekha Builders was dissolved on 15.07.2004. The suit property was not an asset of the partnership firm. The Appellant No. 2 was directed to pay Rs.62,18,324 i.e. 50% of the expenses of the partnership firm with interest @ 12 % p.a.5.3. The appellants filed Objections to set aside the award u/S. 34, which were dismissed by Order dated 03.10.2006.The appellants filed Appeal No. 813 / 2006 u/S. 37 of the 1996 Act, wherein by Order dated 21.07.2014, the division bench of the High Court remanded the application u/S. 34 for fresh consideration.5.4. A single judge of the High Court by Order dated 05.06.2017 partly allowed the application u/S. 34, and set aside the claim for expenses of the partnership firm.5.5. The appellant No. 2 filed Appeal No. 266-268 / 2017 under Section 37 of the 1996 Act before the High Court, which is currently pending consideration before the division bench.6. Proceedings before the Supreme CourtThe challenge in the present Civil Appeal is limited to the Order dated 22.07.2014 passed by a division bench of the High Court dismissing the appeal being Appeal No. 558 / 2017 filed by the appellants to challenge the 1st Consent Decree dated 16.02.2005.6.1. This Court by Order dated 19.11.2014 issued Notice only for exploring the possibility of a settlement between the appellants and Respondent No.2-Kusum Gorule (originally Respondent No.55).6.2. The appellants filed I.A. No. 9 / 2016 to delete the original Respondent Nos. 2 to 54 (members of the Vaity family) from the array of parties. Mr.Anil G.Shah-the husband and Power of Attorney holder of Appellant No.2-Nina Anil Shah appeared before the Chamber Judge of this Court, when I.A. No. 9 / 2016 filed by the said Appellant was allowed vide Order dated 28.11.2016 at the risk of the Appellants.6.3. On 27.03.2018, the appellants filed I.A. No. 48308 / 2018 to implead Oswal Enterprises as a party to the present proceedings.6.4. This Court by Order dated 12.12.2019 appointed Mr. Nikhil Nayyar, learned Senior Counsel as Amicus Curiae to assist the Court on behalf of the Appellant.6.5. On 17.03.2020, the appellants filed I.A. No. 73241 / 2020 to re-implead Respondent Nos. 2 to 54 i.e. members of the Vaity family [who had been deleted vide Order dated 28.11.2016] as parties to the present Civil Appeal.7. We have heard the learned Amicus Curiae, Mr. Nikhil Nayyar, Senior Advocate, Mr. Jay Savla, Senior Advocate on behalf of the Respondents, and Mr. Anil G. Shah in-person, as the Power of Attorney holder of Appellant No.2.8. We will first deal with the 2 pending I.As.(i) I.A. No. 48308 / 2018 was filed to implead Oswal Builders as a party respondent to the present Civil Appeal. We find that the said I.A. deserves to be dismissed, since Oswal Builders has already been impleaded as Defendant No.3 in the substantive Suit No. 3162/ 2005 filed by the Appellant before the Bombay High Court.(ii) I.A. No. 73241 / 2020 has been filed by the appellants to re-implead Respondent Nos. 2 to 54, who were deleted vide Order dated 28.11.2016 at the risk of the appellants. We are of the view that the said I.A. cannot be allowed at this stage. The said I.A. is accordingly dismissed.9. Mr. Nikhil Nayyar, learned senior counsel appearing as Amicus Curiae, Mr. Anil G. Shah in-person, as the Power of Attorney Holder of appellant no. 2, and also learned counsel for the respondents have extensively made their submissions on merits. What transpires from the record is that both the consent decrees dated 16.02.2005 and 03.10.2005 have been challenged at the behest of the appellants in the substantive Suit No. 3162 / 2005 filed at their instance, which is pending adjudication before the Bombay High Court.10. The submission of the learned counsel for the appellants is that the appellants are not a signatory to the consent orders dated 16.02.2005 and 03.10.2005 passed in Suit No. 1335 / 1988 which are detrimental to the interest of the appellants, and have been challenged by them in an Appeal invoking Section 96 of the Code of Civil Procedure, 1908. The High Court failed to examine the dispute raised by the appellants on merits, and the filing of a substantive suit by them cannot be a ground to reject their Appeal, particularly since there is a patent error committed while passing of the consent decree dated 16.02.2005 behind the back of the Appellants.11. It was further submitted that even though the Appellants were impleaded in Suit No. 1335/1998 at a later stage, it should in no manner deprive their right to assail the Order dated 16.02.2005, which was passed behind their back, and is a nullity in the eyes of law. In the given circumstances, the order dated 16.02.2005 ought to have been recalled for the very reason that it was passed in their absence, to their detriment.12. It was further submitted that pursuant to the compromise decree on consent terms dated 16.02.2005, a conveyance deed dated 22.07.2005 was executed alienating the suit property in favour of a third party i.e. Oswal Enterprises, in disregard to the rights of the Appellants, and possession of the suit property was parted with without affording an opportunity of hearing to the Appellants. Consequently, their rights have been seriously jeopardized.13. The Appellant appeared in person, and placed reliance on certain judgments of this Court regarding the scope of the appeal preferred under Section 96 of the Code.14. On the other hand, learned counsel for the Respondents, while supporting the judgment impugned passed by the High Court submitted that the rights of the Appellants have been protected by the High Court under the impugned judgment, and what is being prayed for by the appellants in the instant appeal is the subject matter of challenge in Suit No. 3162/2005 filed at their instance. It was open for the Appellants to pursue their remedy in the substantive Suit. In the given circumstances, no error has been committed by the High Court in the impugned judgment which calls for interference by this Court.15. The substantive Suit No.1335 / 1988 was originally filed at the instance of Kusum Gorule (i.e. Geetanjali G. Sohani) [original plaintiff no. 2 in Suit No. 1335 / 1988] and the Vaity family and the decree on the consent terms was passed vide Order dated 16.02.2005, and the subsequent consent order dated 03.10.2005, came to be passed between the parties, viz. GIC Employees’ Sonal Vihar Co-operative Housing Society (original plaintiff no. 1 in Suit No. 1355/1988) and Oswal Enterprises (Defendant No. 57 in Suit No. 1355 / 1988). Undisputedly, Suit No. 1335/1988 had not been examined by the Court on merits, since the parties to the proceedings entered into a compromise, and a consent order came to be passed by the Court vide Order dated 16.02.2005 followed with Order dated 03.10.2005. Consequently, the suit was disposed of on the consent terms arrived between the parties.16. The present appellants were not a party to the proceedings at the stage when the consent order came to be passed on 16.02.2005, or the subsequent order dated 03.10.2005 in Suit No. 1335 / 1988. Both the consent orders dated 16.02.2005 and 03.10.2005 would consequently not have a binding effect on the present Appellants. The consent orders dated 16.02.2005 and 03.10.2005 challenged in the substantive Suit No. 3162 / 2005 would require to be examined by the Court independently on its own merits in accordance with law, without being influenced by the observations made in the impugned judgment dated 22.07.2014.17. The Division Bench of the High Court in the impugned judgment, after taking note of the submissions made, has recorded a finding that since the Appellants were not a party to the proceedings, and the Order dated 16.02.2005 has been passed on the terms agreeable to the parties to the proceedings, it shall not be binding upon the Appellants, and their rights could be examined independently in the substantive suit filed at their instance. The relevant paras of the judgment impugned are as under:-“13. It is an admitted position that the said Mrs. Kusum did not sign the consent terms either on behalf of M/s. Chitralekha Builders, a partnership firm, or as a partner of the said partnership firm. The settlement which is recorded in terms of the decree by way of impugned order is between the parties to the consent terms. The present appellants were admittedly not parties to the consent terms and in fact on the date on which the impugned order was passed, they were not even impleaded as parties to the suit. Therefore, it is obvious that the consent terms dated 16th February, 2005, on the basis of which the impugned order dated 16th February, 2005 was passed, do not bind the appellants.14. Consequently, the consent decree passed on the basis of the said consent terms dated 16th February, 2005 does not bind the appellants. As stated earlier, under the impugned order, the suit was not disposed of. The suit has been disposed of by a subsequent order, which is not the subject matter of challenge in the present Appeal. Hence, in this Appeal, an order of restoration of the Suit cannot be passed.15. Thus, the appellants are not affected by the impugned order in any manner. Therefore, it is not necessary to interfere with the impugned order. We, however, make it clear that we have made no adjudication on the rights claimed by the appellants in respect of the property in question as well as the right claimed by the respondents as a separate Civil Suit filed by the second appellant in relation to the same property is pending.”18. We are also of the considered view that since the Appellants were not a party to the Consent Terms as is evident from the record, when the Orders came to be passed on 16.02.2005 followed with 03.10.2005, it may not bind the Appellants. Its legal effect is open to be examined in the substantive suit filed at their instance independently on its own merits in accordance with law. We do not find any error having been committed by the High Court, which may call for our interference.19. The submission of the learned Amicus Curiae for the Appellants, and of the Appellant-in-person is that apart from the substantive suit having been preferred at their instance, the Consent Decree dated 16.02.2005, followed with 03.10.2005, which have been challenged at their behest under Secti

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on 96 of the Code, ought to be examined by the Division Bench of the High Court on merits, and their substantive right of appeal filed under Section 96 of the Code could not have been stultified merely on the premise that a substantive Suit No. 3162/2005 had been preferred at their instance, is pending adjudication. The submission is of no substance since in the first instance, Suit No. 1335/1988 was disposed of by the Court on the consent terms arrived between the parties to the proceedings vide Order dated 16.02.2005 followed by Order dated 03.10.2005. In the given circumstances, even though the Appellants who were later impleaded, have a right of appeal under Section 96 of the CPC. However, since the Appellants were not a party to the Consent Orders, it was not open for the Court to examine the legal effect of the Consent Orders dated 16.02.2005 and 03.10.2005 to which the Appellants were not a party. Once the substantive suit has been filed at their instance questioning the Consent Orders dated 16.02.2005 followed by 03.10.2005, the same is indeed open to be examined independently on its own merits in the pending proceedings initiated at their instance.20. So far as the rights of the Appellants are concerned, the same have been duly protected by the High Court in the impugned judgment dated 22.07.2014. In furtherance thereof, we make it clear that the observations/findings which have been recorded by the High Court in the impugned judgment dated 22.07.2014, in no manner, prejudice the rights of the Appellants, and the pending Suit No. 3162/2005 filed by the Appellant may be examined by the Court independently on its own merits in accordance with law without being influenced by the observations made by the High Court in the impugned judgment dated 22.07.2014.21. Since the suit was instituted in 2005, we consider it appropriate to observe that the High Court may hear and dispose of Suit No. 3162/2005 as expeditiously as possible, preferably within a period of one year.22. The Civil Appeal on the above terms stands disposed of with no order as to costs.23. Pending application(s), if any, stand disposed of.24. We appreciate the effort and time spent by Mr. Nikhil Nayyar, learned senior counsel for rendering his able assistance to this Court.
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