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M/s. Dev Infrastructures Pvt Ltd. & Others v/s M/s. Jainco Developers Pvt Ltd. & Others


Company & Directors' Information:- C K INFRASTRUCTURES LIMITED [Active] CIN = U70200DL1997PLC089706

Company & Directors' Information:- D B INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U04520MP2006PTC018493

Company & Directors' Information:- R S INFRASTRUCTURES LIMITED [Active] CIN = U45201PB1997PLC020316

Company & Directors' Information:- K R INFRASTRUCTURES LIMITED [Active] CIN = U73100TG1992PLC013995

Company & Directors' Information:- I M B INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U70102DL2009PTC195079

Company & Directors' Information:- Y K M INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45202CH2006PTC029960

Company & Directors' Information:- R 3 INFRASTRUCTURES LIMITED [Active] CIN = U45400DL2014PLC268953

Company & Directors' Information:- JAINCO DEVELOPERS PRIVATE LIMITED [Active] CIN = U70101DL2006PTC148929

Company & Directors' Information:- P G M INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U01119AP2007PTC054326

Company & Directors' Information:- N H INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45209CH2010PTC032243

Company & Directors' Information:- Y D INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U70102UP2009PTC037603

Company & Directors' Information:- C 4 INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45201MH2013PTC242843

Company & Directors' Information:- K & A DEVELOPERS & INFRASTRUCTURES LIMITED [Converted to LLP] CIN = U00082CH2005PLC029416

Company & Directors' Information:- JAINCO LIMITED [Active] CIN = U70102DL2015PLC287495

Company & Directors' Information:- B S V R INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45209TG2009PTC064901

Company & Directors' Information:- V AND K INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45200TG2001PTC036581

Company & Directors' Information:- J L INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45200TN2008PTC066965

Company & Directors' Information:- T & C INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U70102TG2008PTC060995

Company & Directors' Information:- U R C INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45200TG2008PTC058894

Company & Directors' Information:- R V A INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U70102UP2013PTC056289

Company & Directors' Information:- P T C INFRASTRUCTURES AND DEVELOPERS PRIVATE LIMITED [Active] CIN = U45200KL2009PTC024090

Company & Directors' Information:- S R G INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U74110DL2005PTC134967

Company & Directors' Information:- S R G INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U70101DL2005PTC134967

Company & Directors' Information:- N. C. R. INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45400UP2008PTC034623

Company & Directors' Information:- P T INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U51909DL2007PTC159635

Company & Directors' Information:- S. L. INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45203PB2007PTC031300

Company & Directors' Information:- H-DEV DEVELOPERS PRIVATE LIMITED [Active] CIN = U70109PB2010PTC034147

Company & Directors' Information:- V C H INFRASTRUCTURES PRIVATE LIMITED [Under Process of Striking Off] CIN = U45203KL2011PTC028762

Company & Directors' Information:- P A INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45208TN2009PTC071929

Company & Directors' Information:- A E K INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45309TN2009PTC071702

Company & Directors' Information:- K G N INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U74200DL2007PTC167982

Company & Directors' Information:- M A M INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U70109KA2012PTC062160

Company & Directors' Information:- G O INFRASTRUCTURES AND DEVELOPERS PRIVATE LIMITED [Active] CIN = U45201DL2005PTC136913

Company & Directors' Information:- P N INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45201OR2010PTC012647

Company & Directors' Information:- R S INFRASTRUCTURES INDIA PRIVATE LIMITED [Strike Off] CIN = U45206TN2013PTC091533

Company & Directors' Information:- J S K INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45200MH2005PTC156097

Company & Directors' Information:- S A INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45400WB2013PTC192691

Company & Directors' Information:- L & W INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45200DL2008PTC182372

Company & Directors' Information:- K R R INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U70102TG2008PTC061194

Company & Directors' Information:- INFRASTRUCTURES PRIVATE LIMITED [Under Process of Striking Off] CIN = U45200JH2007PTC012792

Company & Directors' Information:- S AND A INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45206UR2012PTC000345

Company & Directors' Information:- J & K INFRASTRUCTURES LIMITED [Active] CIN = U40101JK2009PLC003034

Company & Directors' Information:- V. J. S. INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U74999UP2008PTC035636

Company & Directors' Information:- K R M INFRASTRUCTURES (INDIA) PRIVATE LIMITED [Strike Off] CIN = U45209TG2011PTC073850

Company & Directors' Information:- M D INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45201CH2001PTC024224

Company & Directors' Information:- DEV-D DEVELOPERS PRIVATE LIMITED [Under Process of Striking Off] CIN = U70102MH2010PTC204849

Company & Directors' Information:- DEV DEVELOPERS & INFRASTRUCTURES PRIVATE LIMITED [Under Process of Striking Off] CIN = U45200UR2007PTC032368

Company & Directors' Information:- V K INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45400UP2008PTC034415

Company & Directors' Information:- K Y INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45201DL2004PTC127815

Company & Directors' Information:- A K C INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45200KL2010PTC025716

Company & Directors' Information:- D N D INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45203PN2008PTC133243

Company & Directors' Information:- G V R INFRASTRUCTURES INDIA PRIVATE LIMITED [Strike Off] CIN = U45209AP2008PTC059504

Company & Directors' Information:- K & K INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U74120KA2006PTC040900

Company & Directors' Information:- A & G INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U31900PB2012PTC036358

Company & Directors' Information:- G-1 INFRASTRUCTURES & DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U70109PB2013PTC037628

Company & Directors' Information:- Y R INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45201RJ2015PTC047298

Company & Directors' Information:- U D INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45400MH2010PTC203382

Company & Directors' Information:- J W INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U74120MH2015PTC268554

Company & Directors' Information:- G AND G INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45200MH2004PTC147316

Company & Directors' Information:- A. N. Y. INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45206MH2013PTC243735

Company & Directors' Information:- J V S M S INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45200TG2010PTC070371

Company & Directors' Information:- K S V V INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45209TG2010PTC069359

Company & Directors' Information:- A V R INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45400DL2009PTC186399

Company & Directors' Information:- A P S INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U70109DL2013PTC248564

Company & Directors' Information:- R R INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U70109DL2006PTC150324

Company & Directors' Information:- S D P INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45200HR2013PTC048666

Company & Directors' Information:- B P K INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45203KA2009PTC049331

Company & Directors' Information:- T M R INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45400TG2007PTC054647

Company & Directors' Information:- T & S DEVELOPERS AND INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U70102DL2008PTC177053

    CS(OS). No. 3268 of 2012

    Decided On, 15 January 2015

    At, High Court of Delhi

    By, THE HONOURABLE MS. JUSTICE HIMA KOHLI

    For the Plaintiffs: Dhananjay Shahi, Advocate. For the Defendants: Dinesh Kr. Gupta with Viditi Gupta, Advocates.



Judgment Text

Hima Kohli, J.(Oral):

I.A.No.8280/2013 (by D-3) and I.A.No.8281/2013 (by D-1) both u/O R-I R-10 CPC for deletion of their name from the array of defendants)

1. The present applications have been filed by the defendants No.1 & 3, praying inter alia for deletion of their names from the array of defendants on the ground of mis-joinder of parties.

2. The plaintiffs have instituted the present suit against three defendants for recovery of a sum of Rs.97,20,000/- with interest, on a joint and several basis. It is the case of the plaintiffs/companies that Shri Praveen Kumar Jain, Director of the defendants No.1 & 2/Company had approached them through their Directors, proposing to broker a deal between the plaintiffs No.1 & 2 and the defendant No.3/company in respect of an immovable property situated at Hargovind Enclave, New Delhi. It has been averred in the plaint that the total sale consideration of the aforesaid property was agreed at Rs.6.00 crores and the plaintiffs had deposited a sum of Rs.2.00 crores in instalments in the accounts of all the three defendants towards the earnest money and it was further agreed that the balance amount will be paid at the time of execution of the sale deed in favour of the plaintiffs.

3. It has been further averred in the plaint that after receiving a sum of Rs.2.00 crores from the plaintiffs as part sale consideration, the defendant No.3/company had proceeded to sell the subject premises to a third party behind their back and when they had approached Shri Praveen Kumar Jain, Director of the defendants No.1 & 2/Company for refund of the amount paid by them, they were extended threats. Later on, Shri Shisher Aggarwal, Director of the defendant No.3/company had returned a sum of Rs.60.00 lacs to the plaintiffs. Shri Praveen Kumar Jain, Director of the Defendants No.1 & 2/Companies had returned a sum of Rs.30.00 lacs to the plaintiffs followed by a sum of Rs.20.00 lacs received from the account of the defendant No.1/Company, totalling to Rs.1.10 crore, thus leaving an outstanding amount of Rs.90.00 lacs, which, as per the plaintiffs, is jointly and severally payable by all the defendants.

4. Mr.Gupta, learned counsel for the defendants No.1 & 3 states that it is the stand of his clients that the amounts received by the defendants No.1 & 3 have been returned to the plaintiffs and therefore, the suit filed for recovery of Rs.90.00 lacs from the defendants jointly and severally is not maintainable vis-a-vis defendants No.1 & 3/companies and nor is the presence of the said defendants necessary to effectively and finally adjudicate the disputes raised by the plaintiffs in this suit.

5. Learned counsel for the defendants No.1 & 3 submits that a perusal of the averments made in the present applications would reveal that the defendants No.1 & 3 have disputed the averments made in the plaint and asserted that there is no privity of contract between them and the plaintiffs and further that the defendant No.3/Company has already refunded the amounts received by it from the plaintiffs.

6. The aforesaid submissions are however rebutted by the learned counsel for the plaintiffs, who submits that the plaintiffs have instituted the present suit jointly and severally against all the three defendants for recovery of the suit amount and the averments made by the defendants No.1 & 3 in the present applications can only be established after evidence is led by the parties, and not at this preliminary stage.

7. Before considering the submissions made by the learned counsels for the parties, it is necessary to examine the relevant provision of Order I Rule 10(2) of the CPC that empowers the court to strike out or add parties in a suit, which is extracted hereinbelow for ready reference:

'10. (2) Court may strike out or add parties.-The court may at any stage of the proceedings, either upon or without the application of either party, and on such terms as may appear to the court to be just, order that the name of any party improperly joined, whether as plaintiff or defendant, be struck out, and that the name of any person who ought to have been joined, whether as plaintiff or defendant, or whose presence before the court may be necessary in order to enable the court effectually and completely to adjudicate upon and settle all the questions involved in the suit, be added.'

8. The general rule relating to impleadment of parties is that the plaintiff in a suit, being dominus litis, has the right to choose the parties against whom he proposes to institute a suit. The plaintiff is not obliged to implead a party as a defendant in his suit against whom he does not propose to seek any relief. In other words, the plaintiff cannot be compelled to implead an unwanted party in his suit. However, the rule is subject to the provisions of Order I Rule 10(2) of the CPC as reproduced above.

9. The aforesaid provision clarifies that a court may, at any stage of the proceedings, either upon or without an application being filed by either party, and on such terms as may appear to it, to be just, issue directions for adding any of the persons as a party, who ought to have been, in the first instance, joined as plaintiff(s) or defendant(s), but were not added or where the court considers the presence of a person before it necessary for enabling it to effectively and completely adjudicate upon and settle the questions involved in the suit. Further, wherever, it appears to be just to the court, it may order the name of any party, improperly joined whether as a plaintiff or a defendant, to be struck out. In other words, the court has been given ample discretion to add as a party, any person who is found to be a necessary or a proper party or delete the name of a party who has been improperly joined. The said discretion vested in the court to either allow or reject an application of a person claiming to be a proper party or an improper party depends upon the facts and circumstances of each case. No person has a right to insist that he should be impleaded as a party, nor does he have any right to insist that his name be deleted from a proceeding, if the court thinks otherwise. However, the aforesaid discretion ought to be governed by the rules and must not be arbitrary, vague or fanciful.[Refer: Ramji Dayawala & Sons (P) Ltd. Vs. Invest Import (1981) 1 SCC 80]

10. In the case of Mumbai International Airport (P) Ltd. v. Regency Convention Centre & Hotels (P) Ltd., reported as (2010) 7 SCC 417, while adverting to the manner in which the courts ought to exercise their judicial discretion to determine as to whether a party is a necessary or a proper party for adjudication of the dispute raised, the Supreme Court had made the following pertinent observations :

'22. Let us consider the scope and ambit of Order 1 Rule 10(2) CPC regarding striking out or adding parties. The said sub-rule is not about the right of a non-party to be impleaded as a party, but about the judicial discretion of the court to strike out or add parties at any stage of a proceeding. The discretion under the sub-rule can be exercised either suo motu or on the application of the plaintiff or the defendant, or on an application of a person who is not a party to the suit. The court can strike out any party who is improperly joined. The court can add anyone as a plaintiff or as a defendant if it finds that he is a necessary party or proper party. Such deletion or addition can be without any conditions or subject to such terms as the court deems fit to impose. In exercising its judicial discretion under Order 1 Rule 10(2) of the Code, the court will of course act according to reason and fair play and not according to whims and caprice.' (Emphasis added)

11. The contention of the counsel for the defendants No.1 and 3 that his clients are neither necessary, nor proper parties in the present proceedings and their names ought to be deleted from the array of defendants, has to be examined in the light of the averments made by the plaintiffs in the plaint qua the said defendants.

12. A perusal of the narration of facts made in the plaint reveals that the plaintiffs have attributed a liability not only on the defendant No.2, but also on the defendants No.1 & 3 and blamed all of them for misleading the plaintiffs into purchasing the immovable property situated at Hargovind Enclave, Delhi, and owned by M/s. Sparsh Builders Pvt. Ltd. The plaintiffs have stated that on the inducement of all the three defendants, they had parted with a sum of Rs.2.00 crores for purchasing the aforecited property and out of the total sum of Rs.2.00 crores paid by them towards earnest money, a cheque of Rs.50.00 lacs was drawn by them in favour of the defendant No.1 and the said cheque was duly cleared on 11.8.2008 and on the very next day, the said property was clandestinely sold to a third party.

13. In para 2 (r) & (t) of the plaint, it has been averred that when the Directors of the plaintiffs had visited the offices of the defendants on several dates for seeking refund of Rs.2.00 crores, they were threatened and warned by the defendants of dire consequences. Later on, the defendant No.2 had refunded a sum of Rs.30.00 lacs through two cheques, one in the sum of Rs.20.00 lacs and another in the sum of Rs.10.00 lacs, both drawn from the account of the defendant No.1/Company with an assurance that the remaining amount shall be returned to the plaintiffs very soon. A specific averment has been made in sub-para 2(x) of the plaint that all the defendants have played a fraud upon the plaintiffs and have collusively avoided to make the balance payment of Rs.90.00 lacs out of the sum of Rs.2.00 crores paid to them as earnest money.

14. In para 9 of the plaint which is the cause of action para, the plaintiffs have mentioned different dates on which the cause of action had arisen to institute the present suit, and the narration of various dates mentioned therein includes the date, 8.8.2008 on which a cheque of Rs.50.00 lacs was issued by the plaintiffs in favour of the defendant No.2, then on 13.11.2010, when the defendant No.2 had returned a sum of Rs.20.00 lacs to the plaintiffs through the account of the defendant No.1.

15. Apart from the narration of the facts made in the plaint, even in the cause of action para, the plaintiffs have specifically stated that the balance earnest money of Rs.90.00 lacs is in the possession of all the three defendants and they are jointly and severally liable to reimburse them for the said amount along with interest. At this stage, the averments made by the plaintiffs in the plaint have to be accepted as correct. Simply bec

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ause the defendants No.1 & 3 deny having any role in the transaction entered into by the plaintiffs in respect to the subject property, would not be a ground for this Court to strike off their names from the array of defendants. 16. Given the aforesaid averments made in the plaint, the submission made by the counsel for the defendants No.1 and 3 that his clients are neither necessary, nor proper parties to the dispute raised by the plaintiffs, is not borne out from a reading of the plaint. The suit is at a nascent stage and pleadings have not been completed and nor have the issues been framed. This Court is therefore of the opinion that the prayer made in the present applications for deletion of the names of the defendants No.1 and 3 from the array of defendants cannot be entertained at this stage. 17. Accordingly, the submission of the counsel for the defendants No.1 & 3 that his clients are neither necessary, nor proper parties in the present proceedings and their names ought to be deleted from the array of defendants, is turned down, in the given facts and circumstances. The present applications are found to be devoid of merits and are accordingly dismissed.
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