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



M/s. Durga Fabrication Works, Represented by its Proprietor, Prakash Ramu Rathod v/s The State of Karnataka, Represented By Its Secretary, Department of Industries & Commerce, Bengaluru & Others


Company & Directors' Information:- PRAKASH INDUSTRIES LIMITED [Active] CIN = L27109HR1980PLC010724

Company & Directors' Information:- T T G INDUSTRIES LIMITED [Active] CIN = U27209TN1987PLC014169

Company & Directors' Information:- V I P INDUSTRIES LIMITED [Active] CIN = L25200MH1968PLC013914

Company & Directors' Information:- A L M INDUSTRIES LIMITED [Active] CIN = U14100DL1996PLC129067

Company & Directors' Information:- A L M INDUSTRIES LIMITED [Active] CIN = U19111DL1996PLC129067

Company & Directors' Information:- A L M INDUSTRIES LIMITED [Active] CIN = U74110DL1996PLC129067

Company & Directors' Information:- S R K INDUSTRIES LIMITED [Active] CIN = L17121MH1991PLC257750

Company & Directors' Information:- S R INDUSTRIES LTD [Active] CIN = L29246PB1989PLC009531

Company & Directors' Information:- F E INDUSTRIES PRIVATE LIMITED [Active] CIN = U36100PB2003PTC026482

Company & Directors' Information:- N K INDUSTRIES LIMITED [Active] CIN = L91110GJ1987PLC009905

Company & Directors' Information:- K L R INDUSTRIES LIMITED [Active] CIN = U28939TG2002PLC038416

Company & Directors' Information:- T S I INDUSTRIES PRIVATE LIMITED [Under Process of Striking Off] CIN = U18101HR1997PTC034478

Company & Directors' Information:- B L A INDUSTRIES PRIVATE LIMITED. [Active] CIN = U10200MH1964PTC162314

Company & Directors' Information:- R B T INDUSTRIES LIMITED [Active] CIN = U24118UP1990PLC011820

Company & Directors' Information:- H G I INDUSTRIES LIMITED [Active] CIN = L40200WB1944PLC011754

Company & Directors' Information:- R P INDUSTRIES PRIVATE LIMITED [Active] CIN = U27100GJ2011PTC075812

Company & Directors' Information:- D D INDUSTRIES LIMITED [Active] CIN = U74899DL1974PLC007169

Company & Directors' Information:- A G INDUSTRIES PVT LTD [Active] CIN = U27300HR1991PTC031378

Company & Directors' Information:- H. J. INDUSTRIES (INDIA) PRIVATE LIMITED [Active] CIN = U17120GJ2010PTC060769

Company & Directors' Information:- U F M INDUSTRIES LIMITED [Active] CIN = L15311AS1986PLC002539

Company & Directors' Information:- G R S INDUSTRIES LIMITED [Active] CIN = U00000PB2005PLC029159

Company & Directors' Information:- INDIA E-COMMERCE LIMITED [Active] CIN = L99999MH1968PLC014091

Company & Directors' Information:- T S L INDUSTRIES LIMITED [Active] CIN = L65999WB1994PLC065255

Company & Directors' Information:- M F B INDUSTRIES LIMITED [Active] CIN = U31401TN1989PLC018274

Company & Directors' Information:- A C M E INDUSTRIES LIMITED [Dormant under section 455] CIN = U19119DL1992PLC048914

Company & Directors' Information:- V S P INDUSTRIES PRIVATE LIMITED [Active] CIN = U17111TZ2005PTC011820

Company & Directors' Information:- M N INDUSTRIES PRIVATE LIMITED [Active] CIN = U24100TG2012PTC079737

Company & Directors' Information:- G I INDUSTRIES PRIVATE LIMITED [Active] CIN = U15312PB2010PTC033806

Company & Directors' Information:- E T C INDUSTRIES LIMITED [Active] CIN = U31200MP1995PLC009281

Company & Directors' Information:- S K INDUSTRIES PVT LTD [Active] CIN = U74899DL1991PTC045572

Company & Directors' Information:- E A P INDUSTRIES LTD [Active] CIN = U25206WB1956PLC023072

Company & Directors' Information:- S R V E INDUSTRIES LIMITED [Active] CIN = U03210TZ2006PLC012577

Company & Directors' Information:- Z H INDUSTRIES PRIVATE LIMITED [Active] CIN = U45200DL2014PTC265453

Company & Directors' Information:- P AND P INDUSTRIES LIMITED [Strike Off] CIN = U21010MH1992PLC068885

Company & Directors' Information:- N G INDUSTRIES LTD [Active] CIN = L74140WB1994PLC065937

Company & Directors' Information:- S L INDUSTRIES P. LTD. [Active] CIN = U15331WB1989PTC047543

Company & Directors' Information:- AMP INDUSTRIES LIMITED [Active] CIN = L51909AS1985PLC002332

Company & Directors' Information:- T R A T INDUSTRIES LIMITED [Active] CIN = U25199KL1996PLC010148

Company & Directors' Information:- B R INDUSTRIES LIMITED [Active] CIN = U74899DL1995PLC067120

Company & Directors' Information:- H. V. R. INDUSTRIES PRIVATE LIMITED [Active] CIN = U27100DL2010PTC200428

Company & Directors' Information:- N M INDUSTRIES PRIVATE LIMITED [Active] CIN = U74120DL2008PTC175664

Company & Directors' Information:- N R C INDUSTRIES LIMITED [Active] CIN = U51909PB1985PLC006558

Company & Directors' Information:- S N L INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U17115RJ1994PTC008053

Company & Directors' Information:- J V INDUSTRIES PRIVATE LIMITED [Active] CIN = U74899DL1994PTC057081

Company & Directors' Information:- A R INDUSTRIES PVT LTD [Active] CIN = U27101HR1995PTC032569

Company & Directors' Information:- D V S INDUSTRIES PRIVATE LIMITED [Active] CIN = U74899DL1992PTC049221

Company & Directors' Information:- G V G INDUSTRIES PRIVATE LIMITED [Active] CIN = U17111TZ1980PTC006887

Company & Directors' Information:- C D INDUSTRIES LIMITED [Active] CIN = U27100MH1996PLC101277

Company & Directors' Information:- G V INDUSTRIES INDIA PRIVATE LIMITED [Active] CIN = U74900TG2014PTC096387

Company & Directors' Information:- G S M INDUSTRIES PRIVATE LIMITED [Active] CIN = U02001DL2002PTC117443

Company & Directors' Information:- B G INDUSTRIES LTD [Active] CIN = U26921ML1980PLC001830

Company & Directors' Information:- P K INDUSTRIES PRIVATE LIMITED [Active] CIN = U51900DL2012PTC241654

Company & Directors' Information:- M D INDUSTRIES PRIVATE LIMITED [Active] CIN = U91110GJ1994PTC022025

Company & Directors' Information:- L C INDUSTRIES PRIVATE LIMITED [Active] CIN = U15122UP2013PTC055697

Company & Directors' Information:- R M G INDUSTRIES PRIVATE LIMITED [Active] CIN = U18100TG1993PTC016220

Company & Directors' Information:- R. S. D. INDUSTRIES PRIVATE LIMITED [Active] CIN = U51909DL2008PTC177504

Company & Directors' Information:- G. A. INDUSTRIES PRIVATE LIMITED [Active] CIN = U15435MH2005PTC151817

Company & Directors' Information:- I W D W INDUSTRIES LTD. [Strike Off] CIN = U30099WB1990PLC050177

Company & Directors' Information:- P A S INDUSTRIES INDIA PRIVATE LIMITED [Active in Progress] CIN = U17121TZ2005PTC012171

Company & Directors' Information:- S H COMMERCE PRIVATE LIMITED [Active] CIN = U51109WB2008PTC121420

Company & Directors' Information:- A. M. COMMERCE PRIVATE LIMITED [Active] CIN = U51909WB2011PTC168744

Company & Directors' Information:- V AND S INDUSTRIES PRIVATE LIMITED [Active] CIN = U74899DL1990PTC039251

Company & Directors' Information:- M K J INDUSTRIES PRIVATE LIMITED [Active] CIN = U19111UP1989PTC010468

Company & Directors' Information:- S S F INDUSTRIES LIMITED [Active] CIN = U25190BR1988PLC003160

Company & Directors' Information:- P B INDUSTRIES PRIVATE LIMITED [Active] CIN = U29120MP1994PTC008840

Company & Directors' Information:- R & M INDUSTRIES PRIVATE LIMITED [Active] CIN = U24297TN1972PTC006185

Company & Directors' Information:- A M INDUSTRIES LTD [Active] CIN = U21012WB1977PLC030854

Company & Directors' Information:- A AND S INDUSTRIES PRIVATE LIMITED [Active] CIN = U17117DL1995PTC064137

Company & Directors' Information:- M C INDUSTRIES LTD [Active] CIN = U27106WB1993PLC058995

Company & Directors' Information:- D R INDUSTRIES PRIVATE LIMITED [Active] CIN = U24100WB2011PTC160058

Company & Directors' Information:- H S INDUSTRIES PRIVATE LIMITED [Active] CIN = U23209MH2020PTC348174

Company & Directors' Information:- R. L. F. INDUSTRIES LIMITED [Active] CIN = U51909DL1983PLC015262

Company & Directors' Information:- U K INDUSTRIES PRIVATE LIMITED [Active] CIN = U24241WB1988PTC044355

Company & Directors' Information:- M G I INDUSTRIES PVT LTD [Active] CIN = U27310GJ2006PTC048707

Company & Directors' Information:- A D INDUSTRIES PRIVATE LIMITED [Active] CIN = U18101WB2008PTC131561

Company & Directors' Information:- V J INDUSTRIES PRIVATE LIMITED [Active] CIN = U29253KA2009PTC050226

Company & Directors' Information:- V T INDUSTRIES PVT LIMITED [Active] CIN = U29150WB1985PLC039217

Company & Directors' Information:- V T INDUSTRIES PVT LIMITED [Active] CIN = U29150WB1985PTC039217

Company & Directors' Information:- G R INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U34300PB1996PTC018671

Company & Directors' Information:- M. K. INDUSTRIES PRIVATE LIMITED [Active] CIN = U15549WB2008PTC130116

Company & Directors' Information:- R S V INDUSTRIES PRIVATE LIMITED [Active] CIN = U52399MH2008PTC180489

Company & Directors' Information:- DURGA INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U45201MP2000PTC014080

Company & Directors' Information:- K. A. INDUSTRIES PRIVATE LIMITED [Active] CIN = U14220JH2008PTC013409

Company & Directors' Information:- D K INDUSTRIES LIMITED [Active] CIN = U45202CH1994PLC014627

Company & Directors' Information:- R K S INDUSTRIES PRIVATE LIMITED [Active] CIN = U20211WB1997PTC086009

Company & Directors' Information:- D G INDUSTRIES PVT LTD [Active] CIN = U36942WB1946PTC013526

Company & Directors' Information:- R I L INDUSTRIES PRIVATE LIMITED [Active] CIN = U70101DL1993PTC052678

Company & Directors' Information:- I S INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U29100GJ2009PTC057308

Company & Directors' Information:- B M INDUSTRIES PRIVATE LIMITED [Active] CIN = U17000MH1997PTC109621

Company & Directors' Information:- H M B INDUSTRIES PVT LTD [Active] CIN = U24297GJ1996PTC070418

Company & Directors' Information:- A G B INDUSTRIES INDIA PRIVATE LIMITED [Strike Off] CIN = U21012TZ2008PTC014753

Company & Directors' Information:- K B R INDUSTRIES PRIVATE LIMITED [Active] CIN = U27107DL1996PTC079915

Company & Directors' Information:- R V S INDUSTRIES PRIVATE LIMITED [Active] CIN = U17111TZ1995PTC006398

Company & Directors' Information:- B N INDUSTRIES PRIVATE LIMITED [Active] CIN = U67120AS1994PTC004273

Company & Directors' Information:- A J INDUSTRIES PRIVATE LIMITED [Active] CIN = U17120MH2004PTC145040

Company & Directors' Information:- S. A. A INDUSTRIES PRIVATE LIMITED [Active] CIN = U01549TZ1997PTC007927

Company & Directors' Information:- K K S K INDUSTRIES PRIVATE LIMITED [Active] CIN = U19201TZ1997PTC007687

Company & Directors' Information:- C R I INDUSTRIES PRIVATE LIMITED [Amalgamated] CIN = U29120TZ2002PTC010129

Company & Directors' Information:- A C T INDUSTRIES PRIVATE LIMITED [Active] CIN = U74899DL1984PTC018724

Company & Directors' Information:- RATHOD INDUSTRIES PRIVATE LIMITED [Active] CIN = U74999TN1998PTC040155

Company & Directors' Information:- G B INDUSTRIES PRIVATE LIMITED [Active] CIN = U29220PN2011PTC139883

Company & Directors' Information:- S D B INDUSTRIES LIMITED [Active] CIN = U27107MP1996PLC010394

Company & Directors' Information:- M M INDUSTRIES PRIVATE LIMITED [Active] CIN = U31300CT2008PTC020916

Company & Directors' Information:- A C INDUSTRIES PVT LTD [Active] CIN = U29299WB2006PTC109474

Company & Directors' Information:- K M INDUSTRIES PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U74899DL1991PTC043295

Company & Directors' Information:- C J INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U25209MH1998PTC116707

Company & Directors' Information:- N P INDUSTRIES LTD [Strike Off] CIN = U15549PB1989PLC009426

Company & Directors' Information:- J. L. INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U29141MP2008PTC020731

Company & Directors' Information:- I K INDUSTRIES PRIVATE LIMITED [Active] CIN = U24100MH2010PTC199474

Company & Directors' Information:- H. D. INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U27310MH2011PTC216080

Company & Directors' Information:- R. D. G. INDUSTRIES PRIVATE LIMITED [Active] CIN = U26960DL2008PTC182480

Company & Directors' Information:- R B INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U28999DL2008PTC177248

Company & Directors' Information:- H & H INDUSTRIES PRIVATE LIMITED [Active] CIN = U34100DL2010PTC204604

Company & Directors' Information:- M J INDUSTRIES PRIVATE LIMITED [Active] CIN = U15203KA2011PTC060675

Company & Directors' Information:- B R V INDUSTRIES PRIVATE LIMITED [Active] CIN = U32301UP1995PTC018704

Company & Directors' Information:- A. G. INDUSTRIES LIMITED [Strike Off] CIN = U25201UP1994PLC017291

Company & Directors' Information:- B R INDUSTRIES LIMITED [Strike Off] CIN = U15204AS1993PLC003930

Company & Directors' Information:- I P M INDUSTRIES LIMITED [Active] CIN = U25200DL1995PLC068554

Company & Directors' Information:- M R INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74900UP2008PTC036443

Company & Directors' Information:- R D I INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74900DL1995PTC065508

Company & Directors' Information:- J G INDUSTRIES LTD [Active] CIN = L15141WB1983PLC035931

Company & Directors' Information:- G S E-COMMERCE PRIVATE LIMITED [Active] CIN = U52100KA2013PTC067567

Company & Directors' Information:- V G INDUSTRIES PRIVATE LIMITED [Active] CIN = U15139JK2015PTC004570

Company & Directors' Information:- V K COMMERCE PVT LTD [Amalgamated] CIN = U51109WB1984PTC037122

Company & Directors' Information:- S N INDUSTRIES PRIVATE LIMITED [Active] CIN = U29211UP1951PTC002319

Company & Directors' Information:- P. R. COMMERCE PRIVATE LIMITED [Active] CIN = U51909WB2008PTC122333

Company & Directors' Information:- M & P E. COMMERCE PRIVATE LIMITED [Active] CIN = U74300DL1999PTC099198

Company & Directors' Information:- K G INDUSTRIES PVT LTD [Active] CIN = U29130WB1951PTC019868

Company & Directors' Information:- N S INDUSTRIES PRIVATE LIMITED [Under Process of Striking Off] CIN = U74120UP2012PTC053986

Company & Directors' Information:- W W I INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U29300MH1997PTC112589

Company & Directors' Information:- R S COMMERCE PVT LTD [Converted to LLP] CIN = U51909WB1995PTC074372

Company & Directors' Information:- D U INDUSTRIES PRIVATE LIMITED [Active] CIN = U29230GJ2016PTC091588

Company & Directors' Information:- B V R INDUSTRIES PRIVATE LIMITED [Active] CIN = U28999CT2020PTC010570

Company & Directors' Information:- S R P INDUSTRIES LIMITED [Amalgamated] CIN = U00061BR1984PLC002023

Company & Directors' Information:- P S COMMERCE PRIVATE LIMITED [Active] CIN = U51909WB1997PTC084487

Company & Directors' Information:- C P INDUSTRIES PVT LTD [Strike Off] CIN = U29303MP1949PTC000846

Company & Directors' Information:- J B INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74999MH2013PTC245506

Company & Directors' Information:- S J V INDUSTRIES LTD [Amalgamated] CIN = U15421WB1982PLC035521

Company & Directors' Information:- V V INDUSTRIES PVT LTD [Strike Off] CIN = U99999DL1980PTC010427

Company & Directors' Information:- K K INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U65100DL1982PTC013046

Company & Directors' Information:- A T C INDUSTRIES LTD [Strike Off] CIN = U27109AS1984PLC002201

Company & Directors' Information:- T S R I COMMERCE PRIVATE LIMITED [Strike Off] CIN = U65910TG1999PTC032173

Company & Directors' Information:- N V INDUSTRIES PVT LTD [Active] CIN = U51909WB1953PTC020952

Company & Directors' Information:- AND E-COMMERCE PRIVATE LIMITED [Active] CIN = U74120AP2015PTC096206

Company & Directors' Information:- A TO Z INDUSTRIES PVT LTD [Strike Off] CIN = U31908AS1987PTC002804

Company & Directors' Information:- L K INDUSTRIES PRIVATE LIMITED [Active] CIN = U17291MH2012PTC233546

Company & Directors' Information:- G S C INDUSTRIES PRIVATE LTD [Active] CIN = U92114DL1956PTC002616

Company & Directors' Information:- G G INDUSTRIES PRIVATE LIMITED [Active] CIN = U27320UP1969PTC003282

Company & Directors' Information:- K S INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U31909MH1960PTC011707

Company & Directors' Information:- N G C M (INDUSTRIES) LTD [Dissolved] CIN = U19209WB1979PLC032019

Company & Directors' Information:- D B S COMMERCE PRIVATE LIMITED [Active] CIN = U52190MH2009PTC190773

Company & Directors' Information:- R. B. FABRICATION PRIVATE LIMITED [Active] CIN = U34300WB2011PTC162019

Company & Directors' Information:- P R INDUSTRIES PVT LTD [Active] CIN = U21014DL1971PTC005738

Company & Directors' Information:- D S B FABRICATION PRIVATE LIMITED [Active] CIN = U28112DL2005PTC134236

Company & Directors' Information:- R K I INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U29190DL2012PTC233413

Company & Directors' Information:- M S V INDUSTRIES PRIVATE LIMITED [Active] CIN = U29309TN2020PTC138957

Company & Directors' Information:- A P COMMERCE LIMITED [Strike Off] CIN = U51909WB1981PLC033798

Company & Directors' Information:- R K INDUSTRIES PVT LTD [Strike Off] CIN = U25202AS1988PTC003132

Company & Directors' Information:- S G R INDUSTRIES PVT LTD [Strike Off] CIN = U25199WB1948PTC016397

Company & Directors' Information:- G K S INDUSTRIES PVT LTD [Strike Off] CIN = U24119OR1982PTC001128

Company & Directors' Information:- B M K INDUSTRIES PRIVATE LIMITED [Active] CIN = U17100MH1948PTC006398

Company & Directors' Information:- K R INDUSTRIES INDIA PRIVATE LIMITED [Active] CIN = U25190KA2012PTC062367

Company & Directors' Information:- T C G INDUSTRIES PRIVATE LIMITED [Converted to LLP] CIN = U13200MH1958PTC011079

Company & Directors' Information:- Y K INDUSTRIES PRIVATE LIMITED [Active] CIN = U19115UP2012PTC051151

Company & Directors' Information:- E S INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74999TN2012PTC086119

Company & Directors' Information:- I B INDUSTRIES LTD. [Strike Off] CIN = U28992WB1990PLC050469

Company & Directors' Information:- V I INDUSTRIES LTD [Strike Off] CIN = U36934WB1951PLC019890

Company & Directors' Information:- J M INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U05002UP1952PTC002456

Company & Directors' Information:- L F INDUSTRIES PRIVATE LIMITED [Active] CIN = U17291UP2015PTC068602

Company & Directors' Information:- A K S INDUSTRIES PVT LTD [Active] CIN = U27201WB1946PTC013433

Company & Directors' Information:- K P INDIA COMMERCE PRIVATE LIMITED [Strike Off] CIN = U51909AS2001PTC006701

Company & Directors' Information:- V M V INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U26990GJ2013PTC076945

Company & Directors' Information:- PRAKASH INDUSTRIES LIMITED [Strike Off] CIN = U99999KA1947PLC001035

Company & Directors' Information:- S K INDUSTRIES LIMITED [Under Process of Striking Off] CIN = U29248PN1948PLC001948

Company & Directors' Information:- S P INDUSTRIES PVT LTD [Strike Off] CIN = U20232AS1980PTC001853

Company & Directors' Information:- V N R INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U21090AP2012PTC081525

Company & Directors' Information:- A K INDUSTRIES PVT LTD [Active] CIN = U51109WB1944PTC011764

Company & Directors' Information:- K INDUSTRIES PVT LTD [Strike Off] CIN = U99999KA1946PTC000938

Company & Directors' Information:- G I P INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U52605MH2015PTC263962

Company & Directors' Information:- RATHOD CORPORATION PRIVATE LIMITED [Strike Off] CIN = U23209RJ2013PTC044669

Company & Directors' Information:- C. L. INDUSTRIES PRIVATE LIMITED [Active] CIN = U27109RJ2014PTC045306

Company & Directors' Information:- R. A. M INDUSTRIES PRIVATE LIMITED [Active] CIN = U17120MH2014PTC254820

Company & Directors' Information:- Y S E-COMMERCE PRIVATE LIMITED [Active] CIN = U72200MH2000PTC126344

Company & Directors' Information:- S. B. INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74900PN2012PTC144181

Company & Directors' Information:- J D WORKS PRIVATE LIMITED [Active] CIN = U74999MH2011PTC211791

Company & Directors' Information:- A & P INDUSTRIES PRIVATE LIMITED [Active] CIN = U36935TG2014PTC095781

Company & Directors' Information:- C & N INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U40200TG2014PTC095187

Company & Directors' Information:- B S B INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U45200TG2013PTC088059

Company & Directors' Information:- R A R INDUSTRIES PRIVATE LIMITED [Active] CIN = U74900TG2016PTC103684

Company & Directors' Information:- K S A B INDUSTRIES PRIVATE LIMITED [Active] CIN = U51909WB2012PTC181903

Company & Directors' Information:- B AND D E-COMMERCE PRIVATE LIMITED [Strike Off] CIN = U74999HP2015PTC000945

Company & Directors' Information:- S V S INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U36100JK2013PTC003808

Company & Directors' Information:- I P E-COMMERCE PRIVATE LIMITED [Active] CIN = U52399CH2012PTC033585

Company & Directors' Information:- R D M INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U31100DL2013PTC252294

Company & Directors' Information:- S M WORKS PRIVATE LIMITED [Active] CIN = U45400DL2014PTC270403

Company & Directors' Information:- A K FABRICATION PRIVATE LIMITED [Active] CIN = U17291DL2007PTC159807

Company & Directors' Information:- T S FABRICATION PVT LTD [Strike Off] CIN = U18101DL2005PTC143430

Company & Directors' Information:- INDUSTRIES INDIA PRIVATE LIMITED [Strike Off] CIN = U00349KA1947PTC000501

Company & Directors' Information:- A V K INDUSTRIES INDIA PRIVATE LIMITED [Strike Off] CIN = U52100KA2012PTC066761

Company & Directors' Information:- V. A. R. INDUSTRIES PRIVATE LIMITED [Active] CIN = U18209DL2020PTC369202

Company & Directors' Information:- U K J INDUSTRIES PRIVATE LIMITED [Active] CIN = U21094DL2020PTC370720

Company & Directors' Information:- I N C INDUSTRIES PRIVATE LIMITED [Active] CIN = U74999MH2020PTC350470

Company & Directors' Information:- S V INDUSTRIES PVT LTD [Strike Off] CIN = U27104WB1960PTC024715

Company & Directors' Information:- J INDUSTRIES PVT LTD [Strike Off] CIN = U18101OR1960PTC000388

Company & Directors' Information:- COMMERCE & INDUSTRIES LTD [Strike Off] CIN = U51109WB1958PLC023756

Company & Directors' Information:- B P K INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U99999MH1960PTC011841

Company & Directors' Information:- T & M INDUSTRIES LIMITED [Liquidated] CIN = U99999TN1956PLC002904

Company & Directors' Information:- INDUSTRIES (INDIA) PRIVATE LIMITED [Under Process of Striking Off] CIN = U51109BR1946PTC000228

Company & Directors' Information:- M A INDUSTRIES PVT LTD [Strike Off] CIN = U15412WB1950PTC019030

Company & Directors' Information:- PRAKASH & CO PVT LTD [Strike Off] CIN = U51909WB1938PTC009417

Company & Directors' Information:- M P WORKS PVT LTD [Strike Off] CIN = U22219WB1950PTC018702

Company & Directors' Information:- INDUSTRIES INDIA PRIVATE LIMITED [Under Process of Striking Off] CIN = U60200BR1946PTC000035

Company & Directors' Information:- PRAKASH INDUSTRIES PRIVATE LIMITED [Dissolved] CIN = U74900KL1950PTC000938

Company & Directors' Information:- S PRAKASH AND COMPANY LIMITED [Dissolved] CIN = U99999MH1938PTC002840

Company & Directors' Information:- K INDUSTRIES LIMITED [Not available for efiling] CIN = U99999MH1946PTC005438

Company & Directors' Information:- PRAKASH INDUSTRIES LIMITED [Not available for efiling] CIN = U99999MH1947PLC005948

Company & Directors' Information:- B M K INDUSTRIES PVT LTD [Active] CIN = U99999MH1948PTC006393

Company & Directors' Information:- S K INDUSTRIES PVT LTD [Under Process of Striking Off] CIN = U99999MH1948PTC006932

Company & Directors' Information:- S K INDUSTRIES PVT LTD [Active] CIN = U15142PN1948PTC006932

Company & Directors' Information:- V B C INDUSTRIES LTD. [Not available for efiling] CIN = U99999AP2000PTC910431

    Writ Petition No. 32084 of 2019 (GM-KIADB)

    Decided On, 09 July 2020

    At, High Court of Karnataka

    By, THE HONOURABLE MR. JUSTICE JOHN MICHAEL CUNHA

    For the Petitioner: A. Nagarajappa, Advocate. For the Respondents: R1, Pramodhini Kishan, AGA, R2 & R3, J. Gopalakrishna, Advocate.



Judgment Text


(Prayer: This Writ Petition is filed Under Articles 226 and 227 of the Constitution of India praying to quash the covering letter dated 19.07.2019 and the order dated 17.07.2019 marked as Annexure-P1 and P issued by R-2 and direct R-2 to issue an order for establishing lodging and boarding at Plot No. 10d of Non-It Sez Industrial Area of Pajeera Village, Bantwal Taluk, Mangaluru District (Dakshina Kannada).

Through Video Conference:

1. Aggrieved by the order dated 17.07.2019 in No.KIADB/HO/ ALLOT/Comp.No.14378/5409/2019-20 (Annexure-'P') issued by the Chief Executive Officer-cum-Executive Member, Karnataka Industrial Area Development Board, Bengaluru and the communication dated 19.07.2019 bearing No.KIADB/HO/Allot/C.No.14378/5534/2019-20 (Annexure-'P1'), petitioner has preferred this petition under Articles 226 and 227 of the Constitution of India.

2. The outline facts leading to the issuance of Annexure-'P' and 'P1' are that an industrial shed was allotted in favour of Sri.Prakash Ramu Rathod, Proprietor of M/s.Durga Fabricators, Belagavi, as per the allotment letter dated 20.05.2016 in an area of 1.00 acre, in Plot No.10-D of Non-IT- SEZ Industrial Area (Annexure-'A') for establishing an unit for "Fabrication works". The lease-cum-sale Agreement was executed for a period of 10 years vide Annexure-'C'. The possession of the said shed was handed over to the petitioner on 01.06.2017. That being the case, petitioner - M/s Durga Fabrication Works vide letter dated 16.03.2018 addressed to the Development Officer, KIADB, Mangaluru sought for change of activity from "Fabrication Works" to "Lodging and Boarding" in the name of M/s.Hotel Madhav Residency (Annexure-'D'). The said proposal was sent to Karnataka Industrial Areas Development Board Head Office, Bengaluru seeking appropriate orders. After examining the request in detail, as per the directions of the C & I Department, Government of Karnataka vide letter No.CI.81.IAP.2014(P) dated 21.04.2017, the request of M/s.Durga Fabrication Works was not considered (Annexure- 'G'). Accordingly, the Assistant Secretary, KIADB Zonal Office, Mangaluru vide letter dt.13.12.2018 (Annexure-'L') informed M/s.Durga Fabricators that their request for change of activity from "Fabrication Works" to "Lodging & Boarding" activity was rejected.

3. The petitioner filed Writ Petition No.58180/2018 (GM-KIADB) before this Court seeking quashing of the communication dated 13.12.2018. This Court by its order dated 11.06.2019 quashed the communication dated 13.12.2018 for the reason that the allotment of land to the petitioner M/s.Durga Fabrication Works was made on 20.05.2016, prior to issuance of the order dated 21.04.2017 by the Department of Commerce and Industries, Government of Karnataka. Further, this Court directed the competent authority to decide the application submitted by the petitioner for change of user of the plot in question afresh by a speaking order within a period of one month from the date of receipt of the order, without being influenced by the order dated 21.04.2017. However, the representation of the petitioner came to be rejected by order dated 17.07.2019 (Annexure-'P') which is impugned herein. The Chief Executive Officer-cum-Executive Member has rejected the request of the petitioner for change of activity for the reason that granting permission for change in activity from Industrial to Non-Industrial activities for an already allotted land for a specific industrial purpose leads to conversion of industrial land to non- industrial purpose; sets precedent for other allottees in the industrial areas to follow the same, thereby defeating the very purpose of Karnataka Industrial Areas Development Act, 1966 (hereinafter referred to as "KIAD Act") to promote establishment and orderly development of industries.

4. The impugned order and the reasoning assigned by the second respondent to reject the request of the petitioner for change of activity has been challenged in this petition inter alia contending that the second respondent has adopted double standard and dual method in colourable exercise of powers offending Article 14, 19(1)(g) of the Constitution of India. That the impugned order is contrary to the direction issued by this Court and the judgment of this Court reported in HOTEL ROYAL INN vs. STATE OF KARNATAKA & KIADB in W.P.No.38772/2016 disposed of 22.08.2017. The activities of "hotel" fall within the definition of "amenity" defined under the KIAD Act and therefore, rejection of request of the petitioner is contrary to the orders of this Court. The industrial area set up by the respondents is not duly developed for establishing "Fabrication Work", as the area in question is situated in the costal belt and except one big industry i.e., Infosys, there are no other industries to facilitate and give impetus to the fabrication work and therefore, the petitioner sought for change of industry to Hotel industry which is also a part of industrial infrastructural activity as defined under the KIAD Act, more particularly 2(7a) of the KIAD Act for the purposes of providing industrial infrastructural facilities in and around the area and therefore, the change of activity sought for by petitioner is squarely falling within the definition clause of "Industrial Infrastructural facilities". The Legal Advisor of the respondents on examining the issue and after holding spot inspection has arrived at a conclusion that the area is a civic amenity having all ingredients of "amenity" to establish hotel i.e., Boarding & Lodging. The impugned order having been passed contrary to the legal opinion given in the matter is liable to be set-aside as being arbitrary and illegal. Further, it is stated that the petitioner has invested huge amount to put up the hotel industry by constructing a building at the industrial plot, which aspect has not been independently examined by the respondents, thereby defeating the legitimate expectation of the petitioner.

5. In the course of argument, learned counsel for petitioner has reiterated the above contentions. He has not referred to any specific provisions of law which entitles the petitioner to claim change of activities from industrial purposes to non-industrial purposes.

6. Learned counsel appearing for respondents however argued in support of the impugned order, emphasizing that eventhough "hotel" falls within the definition of "amenity" as defined under section 2(1) of the KIAD Act, yet the petitioner ought to have applied for clearance of its project at the initial stage before approval of its project for "Boarding & Lodging". While approving the project of the petitioner for fabrication, the District Level Single Window Co-ordination Committee had applied its mind and on satisfying that the industrial site in question was suitable for fabrication work has made allotment in favour of the petitioner. The plot allotted to the petitioner is an industrial plot and not a civic amenity plot. The petitioner made an application seeking issue of "no objection certificate" from the respondent - Board for obtaining 10 HP power supply connection for production activities of their industrial unit on 02.05.2018 and the same was granted on 03.05.2018. The petitioner claims that in its representations dated 16.03.2018 and 02.05.2018, it was requested for change of activity from "Fabrication to Boarding & Lodging" under the name and style of Hotel Madhav Residency as per documents issued by Karnataka Udyog Mitra". However, no such specific approval favouring Hotel Madhav Residency issued by the Karnataka Udyog Mithra has been furnished to the Board. Petitioner did not obtain the approval of building plan as per the procedures and terms of allotment of land by the respondents. The petitioner which is a "lessee" under the statute has acted against the terms of lease wherein it is explicitly indicated that approval of building plan by respondent - Board is essentially required. The petitioner has violated the terms of allotment of land and lease agreement. Respondents did not approve any building plan for construction of the building and if any illegal constructions are put up by the petitioner, the same will be dealt as per the law applicable by the respondents. The reasons for rejecting the request for change of activities are assigned in para 10 of the impugned order. This order is issued in accordance with the provisions of the Act. If the grievance of the petitioner is considered, then each allottee of the respective industrial area would request the Board for change of the projects according to their whims and fancies, as a result, the very object of the Act would be defeated. The approval for establishing "Boarding & Lodging" has to be accorded by the District Level Single Window Co-ordination Committee. The petitioner has not made any request to the said Committee for approval of its project of establishing "Boarding & Lodging". The request made by the petitioner being contrary to the approval granted by the District Level Single Window Co-ordination Committee, the impugned order does not suffer from any error or illegality warranting interference by this court. Thus, the learned counsel appearing for respondents has prayed for dismissal of the petition with exemplary costs.

7. In the light of the above contentions, the following questions arise for my consideration namely, (1) Whether the change of activity from "Fabrication Work" to "Lodging and Boarding" in respect of the industrial shed allotted to the petitioner is permissible under the provisions of the KIAD Act?

(2) Whether the reasoning assigned by the second respondent for rejecting the representations submitted by the petitioner for change of activity suffers from any arbitrariness or illegality warranting interference under Articles 226 and 227 of the Constitution of India?

8. Both these questions are answered hereinbelow: Indisputedly, an industrial shed was allotted to M/s.Durga Fabricators for the purpose of establishing an unit for "Fabrication Work". The records indicate that in terms of the allotment, the said M/s.Durga Fabricators entered into a lease- cum-sale agreement and even took possession of the shed as evidenced in Annexures-'A' to 'C'. It is only after taking possession of the allotted shed, the petitioner appears to have sought for change of activity from "Fabrication Work" to "Lodging & Boarding" by way of representation at Annexure-'D'. This representation has been rejected by the second respondent vide Annexures-'P' and 'P1'.

9. Learned counsel for petitioner has not referred to any provisions of law which enables the petitioner to seek for change of activity from "Fabrication Work" to "Lodging & Boarding". The argument canvassed by learned counsel for petitioner proceeds on the footing that the change of activity sought for by the petitioner namely the "Lodging & Boarding" is an "amenity" within the meaning of section 2(1) of the KIAD Act and therefore, rejection of representations of the petitioner is arbitrary and illegal. This argument, in my view, is wholly misconceived and has no factual or legal basis.

10. A plain reading of the statement of objects and reasons of the KIAD Act indicate that the Act has been enacted for securing the establishment of industrial areas in the State of Karnataka and for promoting the establishment and orderly development of industries therein. Section 28 of the KIAD Act empowers the State, in exercise of its eminent jurisdiction to acquire land for the purpose of development of industries or for any other purpose in furtherance of the objects of the said Act. A reading of the various provisions of the Act make it abundantly clear that under the provisions of the KIAD Act, land can be acquired for the purpose of establishing an industrial area, industrial estate, industrial infrastructural facilities and also for creating civic amenities.

11. In the instant case, since the argument of the learned counsel is centered on the plea that the proposed change of activity is an "amenity" as defined under the KIAD Act, it may be apposite to refer to the said provision as defined under Section 2(1) of the KIAD Act which reads as under:-

"2(1) 'Amenity' includes road, supply of water or electricity, street lighting, drainage, sewerage, conservancy, and such other convenience, as the State Government may, by notification specify to be an amenity for the purposes of this Act."

No doubt, judicial precedents by now have clarified that "hotel" and "lodging" fall within the expression "amenity" as defined under section 2(1) of the KIAD Act, but nevertheless to claim a site as an "amenity", in view of the above definition, the land or site must be notified as "amenity" for the purpose of the KIAD Act and should be acquired for the purpose of creating such amenity. It is only when the Government forms an opinion that a piece of land is required either for the purpose of establishing industrial area, industrial estate or industrial infrastructural facilities or for creating civic amenity, for the purpose of the Act, it can resort to section 28 of the KIAD Act for acquisition of the land. This is evident from the expression employed in section 28 of the KIAD Act which empowers the Government to acquire any land required for the purpose of development by the Board, or for any other purpose in furtherance of the objects of this Act. The expression "in furtherance of the objects of the Act" therefore means that any amenities which are incidental to the main object of industrial development. Therefore, it goes without saying that the power to declare a particular plot or site as incidental or necessary for the object of industrial development as essential amenity vests with the Government. Therefore, unless the acquired plot or site is notified as an amenity by the Government in terms of section 2(1) of the KIAD Act, a lessee or beneficiary of the acquisition cannot contend that the site allotted to him be treated as an "amenity". In the instant case, industrial shed allotted to the petitioner having not been notified as an "amenity" within the meaning of section 2(1) of the KIAD Act and the same having not been acquired for the said purpose under section 28 of the KIAD Act, the question of allotting the same to the petitioner or permitting the petitioner to change the initial activity as amenity does not arise at all.

12. That apart, a reading of the Karnataka Industrial Areas Development Board Regulations, 1969 makes it further clear that in order to secure the allotment of an industrial area or amenities established in an industrial area, an application for allotment of the land or shed in an industrial area shall have to be made to the Executive Member in the prescribed form (Form No.1) obtained from the Board in duplicate along with an earnest money as may be specified by the Government from time to time (vide Regulation 4). Regulation 5 deals with the manner of disposal of land. Regulation 7 prescribes that the Board shall notify the availability of land, the manner of disposal, the last date for submission of application and such other particulars and finally, the allotment is required to be made by the Board in terms of Regulation 10, on being satisfied that the person, firm or company who has made an application is likely to start production within a reasonable period, and is not one which is declared obnoxious under Regulation 14 and Regulation 11 empowers the Board the right to reject any application without assigning any reasons.

13. These Regulations, therefore, make it clear that even to secure the allotment of an amenity notified by the Government, an application in Form No.1 is required to be submitted and the same has to be processed in terms of KIAD Regulations. It is no

Please Login To View The Full Judgment!

t the case of the petitioner in the instant case that it has made any application seeking allotment of the acquired land for establishment of "Lodging & Boarding". There is nothing in the entire Act or in the Regulations referred above to indicate that an allottee of an industrial plot or an industrial area is entitled to seek change of user of the land. On the other hand, a reading of the provisions of the KIAD Act and the Regulations framed thereunder make it clear that an application for allotment of the industrial area or for amenities could be made only when the land in question has been acquired for the said purpose. There being no material on record to show that the plot allotted to the petitioner is either acquired for the purpose of establishment of the "Lodging & Boarding" or that the same is notified as an "amenity" as per section 2(1) of the Act, the second respondent was justified in rejecting the representations submitted by the petitioner. The second respondent being a statutory authority is bound by the Statute and the procedure laid down in the Statute and must act within the four corners thereof. Since the provisions of the Statute do not enable the second respondent to change the activities at the asking of the petitioner, in my view, the impugned order at Annexure-'P' cannot be faulted with. The impugned order does not suffer from any arbitrariness or illegality as sought to be made out. In the circumstances, I do not find any reason to exercise the jurisdiction under Articles 226 and 227 of the Constitution of India. As a result, petition is liable to be dismissed and accordingly, it is dismissed. In view of dismissal of the petition, I.A.No.2/2019 does not survive for consideration and the same is also dismissed.
O R