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M/s. E-Merge Tech Global Services Pvt. Ltd rep. by its HR-Executive R. Venkatesh v/s J. Arun Vivek & Others


Company & Directors' Information:- GLOBAL I T SERVICES PRIVATE LIMITED [Active] CIN = U72200DL2004PTC127805

Company & Directors' Information:- GLOBAL E-SERVICES PRIVATE LIMITED [Active] CIN = U17116MH1947PTC005768

Company & Directors' Information:- E-MERGE TECH GLOBAL SERVICES PRIVATE LIMITED [Active] CIN = U72900TN2007PTC062120

Company & Directors' Information:- GLOBAL TECH (INDIA) PRIVATE LIMITED [Active] CIN = U72200GJ1999PTC035910

Company & Directors' Information:- GLOBAL TECH (INDIA) PRIVATE LIMITED [Active] CIN = U72200PN2000PTC014691

Company & Directors' Information:- U G HR SERVICES PRIVATE LIMITED [Active] CIN = U74900TN2013PTC093546

Company & Directors' Information:- VENKATESH TECH (INDIA) PRIVATE LIMITED [Active] CIN = U25200MH2011PTC216959

Company & Directors' Information:- S K GLOBAL SERVICES LIMITED [Strike Off] CIN = U74140WB2008PLC130221

Company & Directors' Information:- K & S GLOBAL SERVICES PRIVATE LIMITED [Active] CIN = U93000DL1996PTC082621

Company & Directors' Information:- I - GLOBAL SERVICES PRIVATE LIMITED [Active] CIN = U72900GJ2010PTC059452

Company & Directors' Information:- ARUN SERVICES PRIVATE LIMITED [Strike Off] CIN = U74999DL1993PTC052218

Company & Directors' Information:- A B TECH SERVICES PRIVATE LIMITED [Strike Off] CIN = U35111TN1996PTC035261

Company & Directors' Information:- A TO Z HR SERVICES PRIVATE LIMITED [Active] CIN = U93090MH2007PTC167056

Company & Directors' Information:- B & C TECH. SERVICES LIMITED [Under Liquidation] CIN = U72200TN2008PLC068763

Company & Directors' Information:- E INDIA H.R. SERVICES PRIVATE LIMITED [Under Process of Striking Off] CIN = U93000DL2012PTC244801

Company & Directors' Information:- TECH SERVICES (INDIA) PRIVATE LIMITED [Active] CIN = U72900MH2001PTC131848

Company & Directors' Information:- GLOBAL SERVICES (C & F ) PRIVATE LIMITED [Active] CIN = U60300MH1982PTC027712

Company & Directors' Information:- S K TECH AND SERVICES PRIVATE LIMITED [Active] CIN = U74899DL1992PTC049213

Company & Directors' Information:- E-TECH SERVICES PRIVATE LIMITED [Active] CIN = U72200DL2000PTC106808

Company & Directors' Information:- VENKATESH GLOBAL PRIVATE LIMITED [Active] CIN = U14200RJ2013PTC042837

Company & Directors' Information:- INDIA I-TECH SERVICES PRIVATE LIMITED [Active] CIN = U74900RJ2015PTC047183

Company & Directors' Information:- M. K. GLOBAL SERVICES PRIVATE LIMITED [Strike Off] CIN = U72300MH2014PTC259803

Company & Directors' Information:- V-TECH SERVICES PRIVATE LIMITED [Active] CIN = U72900MH2013PTC243408

Company & Directors' Information:- GLOBAL INDIA SERVICES PRIVATE LIMITED [Strike Off] CIN = U74120MH2013PTC242295

Company & Directors' Information:- GLOBAL INDIA HR SERVICES PRIVATE LIMITED [Strike Off] CIN = U74120JK2015PTC004441

Company & Directors' Information:- VIVEK GLOBAL PRIVATE LIMITED [Strike Off] CIN = U51900HR2014PTC051851

Company & Directors' Information:- M P TECH SERVICES PRIVATE LIMITED [Active] CIN = U51434KL2014PTC036090

    Original Side Appeal No. 104 of 2013 & M.P. No. 1 of 2013

    Decided On, 28 February 2013

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE M. JAICHANDREN & THE HONOURABLE MR. JUSTICE M.M. SUNDRESH

    For the Appellant: Krishnasrinivasan for M/s S. Ramasubramaniam, Associates, Advocates. For the Respondents: R1, R. Yashod Varadhan, Senior Counsel for M. Ramalingam (Caveator)



Judgment Text

(Prayer: Original Side Appeal filed under Order XXXVI Rule 1 of the Original Side Rules, 1956, read with Clause 15 of the Letters Patent against the order dated 18.12.2012 made in Appln.No.2457 of 2012 in C.S.No.372 of 2012.)

M. Jaichandren, J.

1. This Original Side Appeal has been filed against the order of the learned single Judge, dated 18.12.2012, made in Application No.2457 of 2012, in C.S.No.372 of 2012.

2. At this stage of hearing of the Original Side Appeal, the learned counsel appearing on behalf of the appellant had submitted that it would suffice, if the observation made by the learned single Judge, in paragraph 8 of his order, dated 18.12.2012, stating that the plaintiff in the suit, in C.S.No.372 of 2012, had obtained an order of interim injunction restraining the first defendant from continuing in the employment of the second defendant, by misleading the Court, is expunged.

3. The learned counsel appearing on behalf of the first respondent had submitted that his claim relating to the compensatory cost of Rs.2,50,000/-, ordered to be paid by the appellant, to the first respondent, may be waived.

4. In such circumstances, the observation made by the learned single Judge, in paragraph 8 of his order, dated 18.12.2012, in Application No.2457 of 2012, in C.S.No.372 of 2012, relating to the statement that the plaintiff had obtained an order of interim injunction restraining the first defendant from continuing in the employment of the second defendant, by misleading the Court, stands expunged. Further, the compensatory cost of Rs.2,50,000/-, ordered to be paid by the appellant, to the first respondent,

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shall also stand set aside. Accordingly, the present Original Side Appeal stands allowed to the extent mentioned above. No costs. Consequently, connected miscellaneous petition is closed.
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