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



M/s. Express Infrastructure Private Limited, Rep. by its Authorised Signatory, R.R. Aroon Kumar v/s M/s. B.L. Kashyap & Sons Limited, New Delhi also having office at Kancheepuram


Company & Directors' Information:- G K S INFRASTRUCTURE LIMITED [Active] CIN = L45400DL1985PLC021038

Company & Directors' Information:- A INFRASTRUCTURE LIMITED [Active] CIN = L25191RJ1980PLC002077

Company & Directors' Information:- B L KASHYAP AND SONS LIMITED [Active] CIN = L74899DL1989PLC036148

Company & Directors' Information:- K D P INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U74899DL1993PTC054780

Company & Directors' Information:- K P INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45203GJ2004PTC043482

Company & Directors' Information:- C INFRASTRUCTURE CORPORATION LIMITED [Strike Off] CIN = U61100DL1982PLC013968

Company & Directors' Information:- G. K. & SONS PVT LTD [Active] CIN = U27101WB1973PTC028769

Company & Directors' Information:- B & G INFRASTRUCTURE COMPANY PRIVATE LIMITED [Active] CIN = U40105TN2001PTC047408

Company & Directors' Information:- O B INFRASTRUCTURE LIMITED [Active] CIN = U45200TG2006PLC049067

Company & Directors' Information:- K U INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45206TG2008PTC096209

Company & Directors' Information:- Y T INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202MH2010PTC206409

Company & Directors' Information:- C L C AND SONS PRIVATE LIMITED [Active] CIN = U18101DL1997PTC089214

Company & Directors' Information:- EXPRESS INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45203TN2005PTC058307

Company & Directors' Information:- B. L. & SONS LIMITED [Active] CIN = U74899DL1995PLC073710

Company & Directors' Information:- N K B INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200HR2011PTC042402

Company & Directors' Information:- R K D INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45209WB2009PTC131919

Company & Directors' Information:- B AND B INFRASTRUCTURE LIMITED [Active] CIN = U85110KA1987PLC008488

Company & Directors' Information:- K A J INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70101DL2011PTC217204

Company & Directors' Information:- G S KASHYAP AND SONS PVT LTD [Active] CIN = U74899DL1978PTC009116

Company & Directors' Information:- P L & SONS INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400HR2007PTC036761

Company & Directors' Information:- G M P INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400TG2009PTC066367

Company & Directors' Information:- U C C INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201MH2003PTC139844

Company & Directors' Information:- R L INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70102UP2010PTC041755

Company & Directors' Information:- L K INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400MH2010PTC203711

Company & Directors' Information:- B S R INFRASTRUCTURE PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U70101KA2006PTC038204

Company & Directors' Information:- B N A INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201MH2006PTC163769

Company & Directors' Information:- S K J INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45102MH2001PTC131284

Company & Directors' Information:- K B A INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202MH2009PTC194291

Company & Directors' Information:- V P M INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400TN2011PTC082368

Company & Directors' Information:- K INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201GJ2009PTC056299

Company & Directors' Information:- D G INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45401MH2004PTC146369

Company & Directors' Information:- E K INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200TN2008PTC066962

Company & Directors' Information:- A & A INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U74899DL1976PTC008196

Company & Directors' Information:- K L N INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70100KA2013PTC070361

Company & Directors' Information:- C P INFRASTRUCTURE PVT LTD [Active] CIN = U45201DL2005PTC143865

Company & Directors' Information:- B G SONS PRIVATE LIMITED [Active] CIN = U18101UP1994PTC016493

Company & Directors' Information:- G. R. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200MH2005PTC152633

Company & Directors' Information:- R P INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200MH2003PTC141340

Company & Directors' Information:- K. J. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201MH2006PTC165014

Company & Directors' Information:- B S Y INFRASTRUCTURE PRIVATE LIMITED. [Active] CIN = U70101HR2006PTC064456

Company & Directors' Information:- M AND S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400TN2011PTC083038

Company & Directors' Information:- V K D S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400WB2013PTC197196

Company & Directors' Information:- G B K INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202MH2008PTC177202

Company & Directors' Information:- G K INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200GJ2005PTC046213

Company & Directors' Information:- G S M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201DL2004PTC125377

Company & Directors' Information:- V K M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400UP2008PTC034606

Company & Directors' Information:- A V INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45203WB2006PTC111599

Company & Directors' Information:- J S AND SONS PRIVATE LIMITED [Active] CIN = U70101DL1996PTC075597

Company & Directors' Information:- S. J. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200DL2006PTC155904

Company & Directors' Information:- B. N. S. INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400MH2010PTC206202

Company & Directors' Information:- NEW INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200MH2005PTC155770

Company & Directors' Information:- B G M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400WB2011PTC162415

Company & Directors' Information:- S M V INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200DL2006PTC155016

Company & Directors' Information:- H K AND SONS PRIVATE LIMITED [Active] CIN = U74899DL1995PTC074515

Company & Directors' Information:- K S INFRASTRUCTURE PRIVATE LIMITED. [Active] CIN = U70101MP2006PTC020722

Company & Directors' Information:- K B S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70101DL2005PTC136641

Company & Directors' Information:- D L H INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U52600JH2010PTC014524

Company & Directors' Information:- S N N INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202KA2011PTC059893

Company & Directors' Information:- G. V. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400DL2012PTC234078

Company & Directors' Information:- B D SONS PVT LTD [Not available for efiling] CIN = U67120PB1980PTC004326

Company & Directors' Information:- S A P INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201DL2005PTC141285

Company & Directors' Information:- K S K INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400DL2008PTC175908

Company & Directors' Information:- N P L INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400CH2009PTC031638

Company & Directors' Information:- K. E. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400MH2012PTC225658

Company & Directors' Information:- P A S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200DL2006PTC155015

Company & Directors' Information:- K C J SONS PRIVATE LIMITED [Active] CIN = U22122DL2001PTC110679

Company & Directors' Information:- A T EXPRESS INDIA LIMITED [Strike Off] CIN = U93030DL2009PLC193660

Company & Directors' Information:- M L D & SONS PVT LTD [Active] CIN = U65993WB1984PTC037130

Company & Directors' Information:- K N M AND SONS PRIVATE LIMITED [Active] CIN = U92199TZ1975PTC000743

Company & Directors' Information:- G S T INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200MH2006PTC160073

Company & Directors' Information:- P J INFRASTRUCTURE PVT LTD [Active] CIN = U45200MH2006PTC159217

Company & Directors' Information:- S B M INFRASTRUCTURE LIMITED [Active] CIN = U70102CH1992PLC012381

Company & Directors' Information:- A V C INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70102TG2007PTC056671

Company & Directors' Information:- V D INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400WB2008PTC122820

Company & Directors' Information:- B R AND SONS PRIVATE LIMITED [Active] CIN = U26943RJ1983PTC002724

Company & Directors' Information:- M. G. SONS LIMITED [Active] CIN = U18101GJ2016PLC093903

Company & Directors' Information:- M. G. SONS PRIVATE LIMITED [Active] CIN = U18101GJ2016PTC093903

Company & Directors' Information:- I V M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45209TG2011PTC073968

Company & Directors' Information:- KUMAR INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200BR2005PTC011486

Company & Directors' Information:- N R EXPRESS PRIVATE LIMITED [Active] CIN = U63040WB1999PTC089271

Company & Directors' Information:- G D AND SONS PRIVATE LIMITED [Active] CIN = U67120UP2000PTC025457

Company & Directors' Information:- BL INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70200UP2017PTC091520

Company & Directors' Information:- U S INFRASTRUCTURE INDIA PRIVATE LIMITED [Strike Off] CIN = U74999DL2002PTC117525

Company & Directors' Information:- B G R INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202KA2012PTC065026

Company & Directors' Information:- N. R. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202GJ2006PTC049520

Company & Directors' Information:- K. G. R INFRASTRUCTURE PRIVATE LIMITED. [Strike Off] CIN = U70102DL2008PTC177822

Company & Directors' Information:- A L INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200MH2008PTC184347

Company & Directors' Information:- N B INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201OR2008PTC009989

Company & Directors' Information:- C. I. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45203MP2005PTC018149

Company & Directors' Information:- S G INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201RJ1999PTC015467

Company & Directors' Information:- KUMAR SONS PRIVATE LIMITED [Strike Off] CIN = U18101DL1993PTC053432

Company & Directors' Information:- K L SONS PRIVATE LIMITED [Active] CIN = U67120UP1993PTC015414

Company & Directors' Information:- L K SONS PVT LTD [Active] CIN = U21012PB1980PTC004226

Company & Directors' Information:- J N INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201OR2008PTC009789

Company & Directors' Information:- K C INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200PB2008PTC032011

Company & Directors' Information:- C C I INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201TN2007PTC063617

Company & Directors' Information:- A Q INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400MH2010PTC203965

Company & Directors' Information:- A B INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200MH2004PTC144994

Company & Directors' Information:- S H A INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400UP2012PTC049795

Company & Directors' Information:- L V S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200TG2006PTC051289

Company & Directors' Information:- V H B INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400DL2008PTC172682

Company & Directors' Information:- G A V INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U74999DL2007PTC158113

Company & Directors' Information:- S & I INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400HR2007PTC037191

Company & Directors' Information:- V V S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70100KA2015PTC084214

Company & Directors' Information:- D L INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201CT2018PTC008919

Company & Directors' Information:- G. H. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45309UP2020PTC126090

Company & Directors' Information:- L R INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45402TN2007PTC064029

Company & Directors' Information:- G. D. INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45209MH2010PTC208011

Company & Directors' Information:- G N R INFRASTRUCTURE (INDIA) LIMITED [Strike Off] CIN = U45200TG2009PLC065140

Company & Directors' Information:- A R K INFRASTRUCTURE INDIA PRIVATE LIMITED [Strike Off] CIN = U74900TG2015PTC100714

Company & Directors' Information:- U V F INFRASTRUCTURE LIMITED [Active] CIN = U45400WB2010PLC153786

Company & Directors' Information:- B K INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201DL2005PTC136992

Company & Directors' Information:- R A INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U74899DL2005PTC143884

Company & Directors' Information:- C. A. D. INFRASTRUCTURE INDIA PRIVATE LIMITED [Strike Off] CIN = U45201MP1997PTC012280

Company & Directors' Information:- B R G INFRASTRUCTURE LIMITED [Active] CIN = U45201GJ2008PLC052708

Company & Directors' Information:- O P L INFRASTRUCTURE PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U70101HR2009PTC039553

Company & Directors' Information:- B SONS (INDIA) PRIVATE LIMITED [Active] CIN = U22110DL1997PTC090730

Company & Directors' Information:- C M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201DL2003PTC122794

Company & Directors' Information:- R C AND SONS PRIVATE LIMITED [Strike Off] CIN = U74899DL1994PTC061275

Company & Directors' Information:- L & C INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200KA2008PTC046271

Company & Directors' Information:- R. S. V. INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70100WB2008PTC127373

Company & Directors' Information:- R D & SONS PVT LTD [Active] CIN = U15559WB1958PTC023742

Company & Directors' Information:- F SONS PRIVATE LTD [Strike Off] CIN = U51900WB1982PTC035114

Company & Directors' Information:- P J EXPRESS PRIVATE LIMITED [Strike Off] CIN = U63040WB1995PTC075515

Company & Directors' Information:- M P SONS PVT LTD [Strike Off] CIN = U70109WB1958PTC023796

Company & Directors' Information:- S KUMAR INFRASTRUCTURE PRIVATE LIMITED [Converted to LLP] CIN = U45203PB2008PTC032431

Company & Directors' Information:- C D E INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201MH2012PTC235483

Company & Directors' Information:- V & B INFRASTRUCTURE (I) PRIVATE LIMITED [Under Process of Striking Off] CIN = U45400MH2010PTC206803

Company & Directors' Information:- D B G INFRASTRUCTURE (INDIA) PRIVATE LIMITED [Strike Off] CIN = U45209PN2010PTC137319

Company & Directors' Information:- C & C INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U74210PN2008PTC133179

Company & Directors' Information:- M N V INFRASTRUCTURE (INDIA) PRIVATE LIMITED [Strike Off] CIN = U45202AN2010PTC000130

Company & Directors' Information:- S C N INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U67200TG1995PTC021606

Company & Directors' Information:- R P V S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45203TG2011PTC072772

Company & Directors' Information:- S P H R INFRASTRUCTURE PVT LTD [Strike Off] CIN = U45209WB2006PTC109280

Company & Directors' Information:- J V INFRASTRUCTURE PRIVATE LIMITED [Under Process of Striking Off] CIN = U45201DL2005PTC139686

Company & Directors' Information:- S I S INFRASTRUCTURE PRIVATE LIMITED [Under Process of Striking Off] CIN = U70200DL2014PTC263278

Company & Directors' Information:- A S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70109DL1996PTC084029

Company & Directors' Information:- P G INFRASTRUCTURE PRIVATE LIMITED [Converted to LLP] CIN = U70109DL1996PTC084030

Company & Directors' Information:- B S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70109DL1996PTC084031

Company & Directors' Information:- M S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70109DL1996PTC084032

Company & Directors' Information:- T J R SONS LIMITED [Under Process of Striking Off] CIN = U74999GJ1997PLC031518

Company & Directors' Information:- Z M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200GJ2010PTC063179

Company & Directors' Information:- N. D. AND SONS PRIVATE LIMITED [Active] CIN = U01100CT2020PTC009997

Company & Directors' Information:- S A K SONS PRIVATE LIMITED [Strike Off] CIN = U52110TZ1985PTC001637

Company & Directors' Information:- J B C INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45203PN1998PTC112753

Company & Directors' Information:- J D S SONS PVT LTD [Active] CIN = U24117AS1985PTC002432

Company & Directors' Information:- J K L INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45203TG1998PTC030087

Company & Directors' Information:- G C AND SONS PVT LTD [Strike Off] CIN = U72100ML1987PTC002697

Company & Directors' Information:- R L E S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45309TN2008PTC069251

Company & Directors' Information:- I I C INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70109DL2006PTC152588

Company & Directors' Information:- H. G. INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201GJ2007PTC049740

Company & Directors' Information:- AND INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U74999PY2016PTC008099

Company & Directors' Information:- J INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70200UR2012PTC000254

Company & Directors' Information:- T S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70100MP2008PTC021187

Company & Directors' Information:- G T INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200GJ2011PTC064637

Company & Directors' Information:- G L INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201GJ2007PTC050660

Company & Directors' Information:- G M S EXPRESS PRIVATE LIMITED [Active] CIN = U64120KA2006PTC040159

Company & Directors' Information:- S C SONS PVT LTD [Active] CIN = U51909WB1924PTC004937

Company & Directors' Information:- J V & SONS PVT LTD [Active] CIN = U51420WB1988PTC044171

Company & Directors' Information:- M I J INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201DL2004PTC125213

Company & Directors' Information:- B T INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202GJ2004PTC043463

Company & Directors' Information:- S B H INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U60231MH2011PTC217039

Company & Directors' Information:- Z & B INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70200MH2007PTC166887

Company & Directors' Information:- S & O INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400MH2011PTC214034

Company & Directors' Information:- D P S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200MH2006PTC159955

Company & Directors' Information:- U C EXPRESS PRIVATE LIMITED [Strike Off] CIN = U64120MH2004PTC148038

Company & Directors' Information:- M N A INFRASTRUCTURE PRIVATE LIMITED [Converted to LLP] CIN = U45400TG2009PTC063947

Company & Directors' Information:- T S A INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400UP2014PTC065137

Company & Directors' Information:- V B G INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70100TG2010PTC069278

Company & Directors' Information:- G S V INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45209TG2008PTC059195

Company & Directors' Information:- M N C INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45209TG2011PTC077524

Company & Directors' Information:- M W INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201CH2008PTC031045

Company & Directors' Information:- R R EXPRESS PRIVATE LIMITED [Active] CIN = U97000DL2014PTC267284

Company & Directors' Information:- M I T INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400DL2008PTC180830

Company & Directors' Information:- V N INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400DL2010PTC203928

Company & Directors' Information:- G J INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400DL2012PTC239594

Company & Directors' Information:- A TO Z INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400DL2014PTC272671

Company & Directors' Information:- K K S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U74999DL2007PTC159678

Company & Directors' Information:- U R INFRASTRUCTURE COMPANY PRIVATE LIMITED [Active] CIN = U45201DL2004PTC127085

Company & Directors' Information:- I K INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201DL2005PTC135711

Company & Directors' Information:- S S T INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201DL2005PTC137437

Company & Directors' Information:- D S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201DL2005PTC138026

Company & Directors' Information:- A J S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201DL2005PTC140640

Company & Directors' Information:- M R INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201DL2005PTC143565

Company & Directors' Information:- V INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70200DL2009PTC191676

Company & Directors' Information:- K W INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70102DL2011PTC224462

Company & Directors' Information:- A S M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70102DL2015PTC279049

Company & Directors' Information:- J V B INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70102DL2015PTC283560

Company & Directors' Information:- A K S T INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70109DL2012PTC236675

Company & Directors' Information:- M. A. INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200DL2007PTC158810

Company & Directors' Information:- G S K INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200DL2006PTC155120

Company & Directors' Information:- H V INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200DL2007PTC158234

Company & Directors' Information:- R. R. G INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200DL2007PTC170567

Company & Directors' Information:- B P M INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200DL2008PTC179121

Company & Directors' Information:- S F EXPRESS PRIVATE LIMITED [Active] CIN = U64120DL2015PTC279322

Company & Directors' Information:- M & H INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U80904DL2007PTC166303

Company & Directors' Information:- B H I INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70101MP2012PTC029256

Company & Directors' Information:- S AND Y INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200MP2013PTC031382

Company & Directors' Information:- P V R N INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400HR2010PTC040311

Company & Directors' Information:- C D INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U74900HR2007PTC037175

Company & Directors' Information:- R J S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201GJ2009PTC055941

Company & Directors' Information:- B R B INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201GJ2008PTC053682

Company & Directors' Information:- B. R. INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201GJ2008PTC054103

Company & Directors' Information:- T H D INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200KL2012PTC032595

Company & Directors' Information:- J S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45203GJ2003PTC042641

Company & Directors' Information:- P. V. AND SONS PRIVATE LIMITED [Active] CIN = U74993GJ2018PTC101181

Company & Directors' Information:- J. K. EXPRESS PRIVATE LIMITED [Strike Off] CIN = U63090GJ2012PTC070288

Company & Directors' Information:- A L E M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U29308GJ2020PTC118118

Company & Directors' Information:- D H INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400MH2021PTC353332

Company & Directors' Information:- J B INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U64200GJ2021PTC121701

Company & Directors' Information:- K V M AND SONS PRIVATE LIMITED [Strike Off] CIN = U19113TZ1955PTC000074

Company & Directors' Information:- D K G EXPRESS PRIVATE LIMITED [Strike Off] CIN = U15499UP1982PTC005721

Company & Directors' Information:- D R K M AND SONS PRIVATE LIMITED [Strike Off] CIN = U74899DL1946PTC000972

Company & Directors' Information:- A AND H INFRASTRUCTURE LIMITED [Strike Off] CIN = U45203MH1998PLC117368

Company & Directors' Information:- D L C INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201PB2007PTC031022

Company & Directors' Information:- P AND G EXPRESS PRIVATE LIMITED [Strike Off] CIN = U64120MH2003PTC139461

Company & Directors' Information:- R K SONS PRIVATE LIMITED [Strike Off] CIN = U99999DL1951PTC001975

Company & Directors' Information:- R S J INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45300DL2007PTC167583

Company & Directors' Information:- N K INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200DL2006PTC156614

    O.P. No. 566 of 2019 & A. No. 5076 of 2019

    Decided On, 09 January 2020

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE SENTHILKUMAR RAMAMOORTHY

    For the Petitioner: Satish Parasaran, Senior Counsel for M/s. Surana & Surana, Advocates. For the Respondent: P.S. Raman, Senior Counsel for M/s. T.K. Bhaskar, Advocate.



Judgment Text


(Prayer: Original Petition is filed under Section 34 of the Arbitration and Conciliation Act, 1996 to set aside the Majority Award dated 27.03.2019 corrected on 02.06.2019 passed by the Arbitral Tribunal pertaining to the dispute between the Petitioner and the Respondent.)

1. The respondent in the arbitration is the Petitioner before this Court. In 2007, the Petitioner floated a tender in respect of the concrete and block work package (i.e. the bare shell) as part of the construction of a commercial complex. The Respondent was the successful bidder and a Letter of Intent dated 24.03.2007 (the LOI) was issued to the Respondent, whereby the Respondent was appointed as the contractor to carry out the concrete and block work package for the commercial complex. Subsequent to the LOI, the parties executed a detailed and binding Notice of Award dated 01.07.2007 (the NOA). The aforesaid contract was for a duration of 11 months, i.e. from 01.07.2007 to 30.05.2008, pursuant to an amendment to the NOA, whereby the start date of the project was revised to 01.07.2007. Thereafter, an Articles of Agreement dated 20.07.2007 (the AOA) was executed. Synergy Property Development Services Private Limited (the Development Manager) was appointed as the Development Manager under the contract. During the course of execution of work, there were delays which appear to be partly attributable to each of the parties although there seems to be disagreement both over the extent of attribution and the impact of relevant delay events. Nevertheless, extension of time was granted from 30.05.2008 to 15.01.2009 (EOT-1) and again up to 28.06.2009 (EOT-2). Both extensions were on the same terms and conditions as the original contract but it was expressly stipulated that no escalation would be paid during the EOT-2 period. The work appears to have been substantially completed in or about August 2009.

2. While work was being carried out, according to the Respondent, the Development Manager, by unsigned letter dated 26 November 2008 (Ex.C 54), certified the claim of the Respondent for a sum of Rs.8.54 crore towards escalation in cost of materials and manpower and Rs.1.03 crore towards under-utilisation of machinery, aggregating to a sum of Rs.9.57 crore. Subsequent thereto, a sum of Rs.3 crore was paid by the Petitioner as an ad hoc advance on 01.12.2008 (Exhibit C-55). Upon completion of work, disputes arose between the parties with regard to the aforesaid escalation and other claims as also the manner of appropriation of the ad hoc advance and the notice invoking the arbitration clause was issued on 24.11.2011. These disputes were referred to arbitration and, in the arbitration, the Respondent claimed the following: a sum of Rs.6,89,52,843/- towards the escalation claim, as certified by the Development Manager (Claim 1); a sum of Rs.4,01,11,703/- towards amounts outstanding against running account bills (RA bills) (Claim 2); and a sum of Rs. 6,38,92,985/- towards the outstanding retention amount (Claim 3). By reply and counterclaim dated 25.08.2012, the Petitioner denied the claims of the Respondent and made nine counter claims for an aggregate sum of Rs.56,41,63,562/-. These counter claims included a sum of Rs.1,45,74,855/- towards money spent by the Petitioner to rectify defects in workmanship(Counter claim 3); a sum of Rs.23,38,209/- towards extra money spent by the Petitioner because the work was removed from the Respondent's scope (Counter claim 6); and a sum of Rs.50,000/- towards damages for non-availability of "as built" drawings (Counter claim 7). Upon completion of pleadings, the Arbitral Tribunal framed 11 issues, which are set out at internal pages 4 and 5 of the Arbitral Award. By Arbitral Award dated 27.03.2019 (the Original Award), the Arbitral Tribunal allowed Claim 1 in respect of escalation to the extent of Rs.6,31,00,000/-; Claim 2 in respect of amounts outstanding against running account bills to the extent of Rs.3,39,25,355.18; Claim 3 towards the outstanding against the retention amount in a gross sum of Rs.6,38,92,985/- and, after adjusting the amounts awarded towards Counter claims, in a net sum of Rs. 4,69,29,921/-. Interest was awarded on the outstanding amounts at the rate of 9% per annum from the date of the statement of claim until the date of realisation. As stated earlier, Counter claim 3 was allowed partly in a sum of Rs.1,45,74, 855/-; Counter claim 6 was allowed in full for a sum of Rs.23,38,209/- and Counter claim 7 was allowed partly in a sum of Rs.50,000/-, thereby aggregating to a sum of Rs.1,69,63,064/- which was set-off against Claim 3 while arriving at the net payable by the Petitioner. Subsequently, an application was filed by the Petitioner under Section 33 of the Arbitration and Conciliation Act, 1996 (the Arbitration Act) with regard to the non-adjustment of the sum of Rs.3 crores, in the Original Award, against amounts payable towards the running account bills (Claim 2). By Corrected Award dated 02.06.2019 (the Corrected Award), the Original Award was corrected by adjusting the sum of Rs.3 crores against Claim 1 and, consequently, directing that the net payable towards Claim 1 would be Rs.3,31,00,000/- instead of Rs.6,31,00,000/-. The Original Award, as modified by the Corrected Award, is impugned by the Petitioner and is referred to herein as the Award.

3. I heard the learned senior counsel for the Petitioner, Mr.Satish Parasaran, and the learned senior counsel for the Respondent, Mr.P.S.Raman.

4. At the outset, the learned senior counsel for the Petitioner submitted that the Award is fundamentally flawed because the Arbitral Tribunal did not undertake a critical path analysis of the delay or endeavour to apportion such delay. He further submitted that the conclusions and findings of the Arbitral Tribunal on escalation are directly contrary to the General Conditions of Contract (the GCC). In specific, he pointed out that clause 2/6.12 of the GCC stipulates that escalation is not applicable. He further submitted that two extensions of time were granted and that both extensions of time (EOT-1 and 2) were granted on the same terms and conditions as the original contract. Consequently, he contended that escalation continued to be inapplicable during the extended period of contract. As regards the NOA, he submitted that it provides for escalation only with regard to steel and cement. In that contractual context, he submitted that the grant of escalation is contrary to the contract.

5. In support of the contention that the Arbitral Tribunal should have undertaken a critical path analysis or at least an apportionment of responsibility for delay, he referred to paragraph 25 of the Award wherein the Arbitral Tribunal concluded that the apportionment of responsibility for delay in Ex.C-54 was carried out arbitrarily, without credibility and that the Arbitral Tribunal is unwilling to approve or accept the exercise undertaken in Ex.C-54, wherein 65% of the responsibility, on average across the office, mall and hotel, was attributed to the Petitioner by the Development Manager. By adverting to the aforesaid paragraph, the learned senior counsel contended that especially in light of the above conclusions with regard to Ex.C-54, the Arbitral Tribunal ought to have independently undertaken a critical path analysis or at least an apportionment of responsibility for delay. He further submitted that without undertaking such exercise and drawing definitive conclusions on that basis, the Award in respect of escalation is patently flawed and liable to be set aside. He also relied upon paragraph 32 of the Award, wherein the Arbitral Tribunal examined Exs.C-45, C-46 and C-47, which deal with the causes for delay. After adverting to the said documents, the Arbitral Tribunal concluded that the Respondent herein failed to demonstrate the impact of delay events, i.e. the manner, extent and part of the work that was delayed as a consequence. Once such conclusions were reached, he submitted that the Arbitral Tribunal is completely unjustified in awarding escalation. In this context, the learned senior counsel pointed out whenever escalation was granted, it was preceded by a determination that the employer was responsible for delay. For this purpose, he referred to the judgment of the Hon'ble Supreme Court in K.N. Sathyapalan (dead) v. State of Kerala (2007) 13 SCC 43 (Sathyapalan), wherein, at paragraphs 32 and 33, factual findings were recorded with regard to the attribution of responsibility on the employer for the delay and this formed the basis for the grant of escalation.

6. He also submitted that the Arbitral Tribunal completely discredited and disregarded Ex.C-54 but proceeded to rely upon the annexures thereto in order to award the claim in respect of escalation. In this respect, he submitted that the Award contains an error apparent on its face and is, therefore, liable to be set aside.

7. In response, the learned senior counsel for the Respondent submitted that the scope of work under the contract was limited to structural and block work. Consequently, he pointed out that all preceding activities such as foundation work, including piling, de-watering and de-excavation were to be undertaken by other contractors. He further submitted that extension of time was granted by way of EOT-1 and 2 because the Respondent was not responsible for delay. He also pointed out that the escalation claim is confined to the EOT-1 period because escalation claims were not prohibited during this period unlike the EOT-2 period. As regards Ex.C-54, he pointed out that the annexures thereto were marked as an exhibit by the Petitioner (Ex.R-139) and not by the Respondent. In this connection, the learned senior counsel referred to the documents that preceded Ex.C-54. In particular, he referred to the letter dated 23.07.2008 (Ex.C-50), the letter dated 20.08.2008 (Ex.C-51), the letter dated 30.08.2008 (Ex.C-52) and the letter dated 03.11.2008 (Ex.C-53). According to the learned senior counsel, all these letters indicate that the parties agreed to the payment of escalation, including the quantum thereof. On that basis, he contended that the Arbitral Tribunal reasonably interpreted the contract and appraised the evidence on the escalation claim, holistically, and correctly concluded that the said claim is tenable even if Ex.C-54 is disregarded. In the circumstances, he pointed out that the Arbitral Tribunal relied upon the annexures to Ex.C-54, which contain calculations with regard to escalation, including delay analysis, and that an independent delay analysis by the Arbitral Tribunal was unnecessary in the factual context.

8. He also pointed out that the Petitioner made an ad hoc payment of Rs.3 crores and that this payment was in response to the letter dated 27.11.2008 (Ex.R-2) requesting the release of Rs.3 crores from and out of the amount of Rs.3.4 crore, which was determined towards escalation. Therefore, he contended that the Arbitral Tribunal held that this amount should be adjusted against the amounts awarded towards escalation in the Corrected Award.

9. The learned senior counsel also referred to and relied upon the judgments, which are set out below along with context and principle:

(i) Assam State Electricity Board v. Buildworth Pvt. Ltd. MANU/SC/0765/2017 (Assam SEB), where, at paragraphs 12-15, the Hon'ble Supreme Court held that the construction of the escalation clause by the Arbitral Tribunal in such manner as to restrict the prohibition on payment of escalation to the original contract period is in conformity with established principles, in that regard, and does not call for interference under Section 34 of the Arbitration Act.

(ii) Oil Industry Development Board v. Godrej & Boyce Manufacturing Co. Ltd. MANU/DE/3105/2019, where, at paragraph 22, the Delhi High Court held that the factual finding that both parties contributed equally to the delay should not be interfered with under Section 34.

(iii) Gas Authority of India Ltd. v. Thermax Ltd. MANU/DE/1313/2010, where, at paragraphs 21 and 22, the Delhi High Court held that the bifurcation of the percentage of delay that is attributable to the parties cannot be said to be perverse in the absence of a critical path analysis.

10. By relying upon the aforesaid judgments, the learned senior counsel concluded his submissions by pointing out that the contractor's claims were confined to escalation, outstanding amounts towards running account bills and retention and that the Petitioner has not made out a case to interfere with the Award.

11. By way of rejoinder, the learned senior counsel for the Petitioner submitted that the contract does not provide for escalation in the original contract period and that the same terms and conditions were accepted during the extended period. According to the learned senior counsel, the escalation claim was entirely based on Ex.C-54 and, therefore, once Ex.C-54 was rejected by the Arbitral Tribunal, as a corollary, the escalation claim ought to have been rejected unless the Arbitral Tribunal independently carried out a critical path analysis or at least an objective evaluation and apportionment of responsibility for delay. Instead, the Arbitral Tribunal committed the fundamental and patent error of adopting the calculations in the annexures to Ex.C-54 and thereby allowed the claim.

12. The records were examined and the submissions of the learned senior counsel for the two parties were considered carefully. The principal question that arises for consideration is whether the Award of the Arbitral Tribunal on escalation is liable to be set aside. The contention of the learned senior counsel for the Petitioner, in this regard, was that the contract prohibits the grant of escalation and that, in any event, the Arbitral Tribunal should have undertaken a critical path analysis or, at a minimum, an objective apportionment of responsibility for delay as between the contractor and the employer as an essential pre-requisite before deciding the escalation claim. Instead, the Arbitral Tribunal rejected Ex.C-54, which was the basis on which the contractor claimed escalation, but proceeded to rely upon the annexures to Ex.C-54 and awarded escalation on that basis. By contrast, the learned senior counsel for the Respondent submitted that escalation claims were not prohibited during the extended period and, in fact, that both parties had agreed to the grant of escalation as would be evident from the documents that preceded Ex.C-54. For that purpose, he relied upon Exs.C-50 to C-53.

13. Before proceeding further, it is pertinent to note that one is not dealing with a prolongation claim for additional overheads or profits during the extended period of work. Such claims would necessarily be contingent on the prior determination of the causes for delay in execution of work, including the attribution of responsibility for such delay to the employer or contractor or both in case concurrent events attributable to both caused delay. By contrast, escalation or de-escalation is a natural consequence of the increase or decrease in prices of materials and/or labour during the period of execution of work and parties could, by inserting appropriate contractual terms, enable or prohibit escalation claims both during the original contract period or the extended period. As described in Hudson's Building and Engineering Contracts, 13th Edition:

“The purpose of such clauses is to reimburse the contractor the actual amount of any effect on its costs which is beyond its control, and to avoid difficulties in making an appropriate allowance for such unpredictable things in the tender.”

Consequently, the tenability of such claims would turn largely on whether the contract was designed to absorb price variation due to escalation or de-escalation within the contract price. In other words, the bargain between the parties, as reflected in the contract, would matter more than responsibility for delay although responsibility for delay is not irrelevant especially for escalation claims during the extended period. It is also pertinent to bear in mind that this contract contained an agreed compensation clause for delay that is attributable to the contractor, Clause 2/3.21.1, which was admittedly not activated. Therefore, the first step would be to examine the contractual stipulations in this regard.

14. Clause 2/6.12 of the AOA, which deals with payment conditions, stipulated, as under:

"Escalation

Not applicable"

From the above, it is clear that escalation does not apply during the original contract period but there is no indication as to whether this position continues during the extended period and, therefore, the communications relating to EOT-1 and 2 should be examined for this purpose. The Extension of Contract on 30.05.2008 (EOT-1) provided, in relevant part, as under:

"1. The original Contract shall be extended up to 15th January 2009.

2. All other terms and conditions of Original Contract including the scope of work & remuneration remain unchanged."

The letter dated 17.02.2009 (EOT-2) provided, in relevant part, as under:

"The minutes of WPRM and notices and mails sent to you by us amply shows the delay caused by you in completing the project.

However, with a view to complete the project, extension of time is hereby granted to you up to 28 June 2009, to complete the work.

The above extension is granted under the same terms and conditions of original contract and without any escalation of rates during the period" (emphasis added).

15. Thus, as regards EOT-1, escalation is not expressly dealt with, whereas the letter granting EOT-2 records that the delay was caused by the Respondent and expressly prohibits an escalation claim. In this contractual matrix, keeping in mind the factual context of communications on escalation such as Ex.C-50-C53, in paragraph 36 of the Award, the Arbitral Tribunal considered the contention of the Petitioner that the contract prohibits the grant of escalation and the contention of the Respondent to the contrary and also took note of the judgments of the Supreme Court in cases such as P.M. Paul v. Union of India 1989 Supp. (1) SCC 368 and Sathyapalan, and the evidence on record and concluded that "the objection of the respondent/Petitioner herein is not well merited...." The said conclusion is based on an appraisal of material evidence and construction of the relevant contractual clauses. In this regard, the stipulation in the communication granting the second extension, i.e. EOT-2, to the effect that no escalation would be paid supports the interpretation that the parties did not intend to exclude escalation claims in the EOT-1 period especially when viewed in the context of material evidence such as Ex. C-50-C53. Consequently, no interference is warranted with such finding.

16. This leads to the question as to whether the Award of escalation for 50% of the EOT-1 period warrants interference especially when the Arbitral Tribunal concluded that Ex.C-54 cannot be relied upon. Upon perusal of the Award and, in particular, paragraph 35 thereof, I find that the Arbitral Tribunal examined the evidence on record, including Ex. C-50, C-54 and the answer of R.W.1 to question 330, so as to conclude that escalation is payable for 50% o

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f the EOT-1 period. The conclusion that 50% of the delay is attributable to the Petitioner is in line with Exs. C-50, C-51 and C-52. Therefore, the said conclusion cannot be said to be arbitrary. In addition, the adoption of Chennai DSR/PWD rates, as opposed to RBI Indices, cannot be said to be arbitrary or perverse especially in light of the fact that the contract does not prescribe the formula for calculating escalation and, in answer to question 330, R.W.1 stated that Chennai DSR/PWD rates may be applied, if need be, to compute escalation. In the facts and circumstances, I also find that not undertaking a critical path analysis to apportion responsibility does not vitiate the Award especially when one bears in mind the evidence on record and the fact that the contractor did not claim additional overheads or profits in such extended period. 17. The conclusion of the Arbitral Tribunal that the ad hoc payment of Rs. 3 crore should be set- off against the amount awarded towards escalation is also reasonable especially when viewed in the context of the letter dated 27.11.2008 (Ex.R-2), which immediately preceded such payment. By this letter, the employer was requested to release a sum of Rs.3 crore as against the determined escalation amount of Rs.3.4 crores. Keeping in mind this payment, the date of completion of work and the date of issuance of the notice dated 24.11.2008 invoking the arbitration clause, the conclusion of the Arbitral Tribunal that the claims are not barred by limitation is also not unreasonable. 18. For all these reasons, I am of the view that the Petitioner has failed to make out a case to set aside the Award as per section 34 of the Arbitration Act. Consequently, the Petition to set aside the Award is dismissed. In the facts and circumstances, there will be no order as to costs. As a corollary, the interim stay granted in A.No.5076 of 2019 stands vacated and the amount deposited in fixed deposit pursuant to the orders dated 24.07.2019 and 10.09.2019 shall be paid to the Respondent, along with interest accruals thereon, by encashing the fixed deposit, and the said application is disposed of on these terms.
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