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M/s. Grant Thornton India LLP., New Delhi v/s 63 Moons Technologies Limited, Formerly Known as Financial Technologies (India) Ltd., Chennai & Another


Company & Directors' Information:- 63 MOONS TECHNOLOGIES LIMITED [Active] CIN = L29142TN1988PLC015586

Company & Directors' Information:- M S C TECHNOLOGIES LIMITED [Active] CIN = U64201DL2002PLC115040

Company & Directors' Information:- FINANCIAL TECHNOLOGIES (INDIA) PRIVATE LIMITED [Active] CIN = U72100MH1995PTC084888

Company & Directors' Information:- R S TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U30007DL1998PTC093644

Company & Directors' Information:- C L C TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U74899DL2000PTC105957

Company & Directors' Information:- I Q TECHNOLOGIES LIMITED [Active] CIN = U72200TG2000PLC034058

Company & Directors' Information:- IN TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72900DL2010PTC210298

Company & Directors' Information:- S D M TECHNOLOGIES INDIA PRIVATE LIMITED [Active] CIN = U22219KA2013PTC070117

Company & Directors' Information:- M & M TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U99999MH1990PTC056999

Company & Directors' Information:- S L S TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U00367KA1988PTC009651

Company & Directors' Information:- A V K TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72200DL2002PTC113742

Company & Directors' Information:- C V TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U52311CH2013PTC034790

Company & Directors' Information:- R G TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U51109DL2000PTC106267

Company & Directors' Information:- AMP E- TECHNOLOGIES INDIA PRIVATE LIMITED [Strike Off] CIN = U72900TN2012PTC088633

Company & Directors' Information:- L A TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72900MH2010PTC209195

Company & Directors' Information:- N R TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72900GJ2000PTC038010

Company & Directors' Information:- H R TECHNOLOGIES INDIA PRIVATE LIMITED [Strike Off] CIN = U52603MH2003PTC138635

Company & Directors' Information:- C S A TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72300TN1996PTC037105

Company & Directors' Information:- L AND S TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U99999MH1996PTC104023

Company & Directors' Information:- S B TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72200AP2015PTC097640

Company & Directors' Information:- U AND I TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72200KA1997PTC022565

Company & Directors' Information:- C AND M TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U26900MH1999PTC118353

Company & Directors' Information:- V V TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72300HR2008PTC037950

Company & Directors' Information:- S W TECHNOLOGIES PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U74140DL1970PTC005326

Company & Directors' Information:- INDIA CORPORATION PRIVATE LIMITED [Active] CIN = U65990MH1941PTC003461

Company & Directors' Information:- B A TECHNOLOGIES LIMITED [Active] CIN = U74900PN2012PLC143775

Company & Directors' Information:- J TECHNOLOGIES INDIA LIMITED [Active] CIN = U72200TZ2000PLC009315

Company & Directors' Information:- J N TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U74899DL1992PTC050546

Company & Directors' Information:- J V D TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72200MH2005PTC157334

Company & Directors' Information:- J K TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72900DL2000PTC108155

Company & Directors' Information:- I E M TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72900MH2008PTC187513

Company & Directors' Information:- D. A. TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72900DL2008PTC173738

Company & Directors' Information:- K M TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72200DL2006PTC150457

Company & Directors' Information:- D. L. TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U74120DL2008PTC175475

Company & Directors' Information:- T & T TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U33112UP2001PTC026185

Company & Directors' Information:- R P J TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72300UP1994PTC016135

Company & Directors' Information:- S J R S TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72200DL2008PTC185244

Company & Directors' Information:- E M TECHNOLOGIES INDIA PRIVATE LIMITED [Active] CIN = U74899DL2005PTC141257

Company & Directors' Information:- D W TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U50400HR2010PTC041610

Company & Directors' Information:- V INDIA TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72900TN2008PTC069066

Company & Directors' Information:- R K H TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72900DL2000PTC106586

Company & Directors' Information:- M C A TECHNOLOGIES (INDIA) PRIVATE LIMITED [Strike Off] CIN = U73100MH2003PTC143446

Company & Directors' Information:- A 2 D TECHNOLOGIES (I) PRIVATE LIMITED [Strike Off] CIN = U74120MH2010PTC208798

Company & Directors' Information:- V M B TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72200TZ2009PTC015638

Company & Directors' Information:- M Y 5 TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72300UP2010PTC039514

Company & Directors' Information:- V & T TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U74900WB2013PTC199124

Company & Directors' Information:- V J TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72300DL2007PTC163641

Company & Directors' Information:- E TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72900DL2000PTC106075

Company & Directors' Information:- L B TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72900MH2000PTC124946

Company & Directors' Information:- K-TECHNOLOGIES (INDIA) PRIVATE LIMITED [Strike Off] CIN = U72900KL2006PTC019422

Company & Directors' Information:- J S R TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72900PB2011PTC035189

Company & Directors' Information:- R V TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72200TG2007PTC053614

Company & Directors' Information:- V T S TECHNOLOGIES LIMITED [Active] CIN = U29309TN1996PLC036728

Company & Directors' Information:- H C FINANCIAL LTD [Amalgamated] CIN = U65910GJ1982PLC004967

Company & Directors' Information:- C A G TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U52335PB2009PTC032939

Company & Directors' Information:- V N TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72900TN2006PTC061056

Company & Directors' Information:- H & S TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72900PY2009PTC002365

Company & Directors' Information:- K S TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72200PB2001PTC024628

Company & Directors' Information:- A TO Z TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72900PB2011PTC035133

Company & Directors' Information:- V M S TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U52392TN2004PTC054456

Company & Directors' Information:- B H TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U74200MH2007PTC175126

Company & Directors' Information:- AT TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72900PN2007PTC130827

Company & Directors' Information:- P E TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72900PN2010PTC137065

Company & Directors' Information:- M & B TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72200TN2010PTC074938

Company & Directors' Information:- M & T TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72200TG2010PTC071594

Company & Directors' Information:- A A S TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U74200TG2005PTC046996

Company & Directors' Information:- J K M TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72900TN2008PTC069232

Company & Directors' Information:- N R P TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72900TG2009PTC064078

Company & Directors' Information:- O S TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72900CH2013PTC034358

Company & Directors' Information:- DELHI TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72900DL2002PTC116415

Company & Directors' Information:- T & A TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72200DL2010PTC205207

Company & Directors' Information:- M & A TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72200DL2014PTC269962

Company & Directors' Information:- R G FINANCIAL PRIVATE LIMITED [Strike Off] CIN = U65923DL1984PTC018552

Company & Directors' Information:- A N D TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U72200KA2012PTC066768

Company & Directors' Information:- A-1 TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U31900GJ2012PTC068883

Company & Directors' Information:- P AND 8 TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U52392KL2003PTC016720

Company & Directors' Information:- V R TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U64202CH2000PTC023433

Company & Directors' Information:- R K TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72900CH2000PTC023550

Company & Directors' Information:- F C TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72900DL2007PTC159296

Company & Directors' Information:- S R J TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U72900DL2008PTC176517

Company & Directors' Information:- G TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U29299GJ2001PTC039300

Company & Directors' Information:- S K R AND COMPANY LLP [] CIN = AAB-9330

    Application Nos. 451 & 455 of 2019 in A. No. 5728 of 2018 in O.A. No. 696 of 2018 in C.S. No. 501 of 2018

    Decided On, 09 January 2020

    At, High Court of Judicature at Madras

    By, THE HONOURABLE DR. JUSTICE G. JAYACHANDRAN

    For the Applicant: Krishna Srinivasan for M/s. Ramasubramanian Associates Advocates. For the Respondents: R1, A.L. Somayaji, Senior Counsel for Nithyaesh Natraj, Advocate.



Judgment Text


(Prayer in Application No.451 of 2019: Judge's summons under Order XIV Rule 8 of Original Side Rules read with order VII Rule 11 of the Code of Civil Procedure Code, 1908.

(i). To reject the plaint in C.S.No.501 of 2018 under Order VII Rule XI of the Code of Civil Procedure, 1908.

Application No.455 of 2019: Judge's summons under Order XIV Rule VIII and Order III Rule 1 of the Original Sides Rules, read with Clause 12 of Madras High Court Letters Patent for revocation of leave:

(i). To revoke the leave granted in A.No.5328 of 2018.)

1. These two applications were taken out by the 1st defendant, (i). to reject the plaint in C.S.No.501 of 2018 under Order VII Rule 11 of the Code of Civil Procedure, 1908. (ii). To revoke the leave to sue the defendants in A.No.5328 of 2018.

2. The case of the plaintiff in short is that, “the plaintiff's M/s.63 Moons Technologies Limited (formerly known as Financial Technologies (India) Limited, is a public listed Company, incorporated under the Companies Act, 1956. The 1st Defendant, M/s.Grant Thornton India, a Limited Liability Partnership, is engaged in the business of providing services, such as, consulting, assurance, business advisory, digitech, etc., as published on its website. The 2nd defendant, National Sport Exchange Limited (NSEL), is a Company registered under the Companies Act, 1956 and is promoted by the MCX and National Agricultural Cooperative Marketing Federation of India (NAFED).

3. The Plaintiff has acquired the stake of MCX in NSEL in order to meet regulatory compliance of Spot Exchange. The Plaintiff is a technology service company. The shares of the Plaintiff are listed in the Bombay stock Exchange(BSE) and National Stock Exchange (NSE). The plaintiff claims that they are leaders in financial technologies market. The 1st Defendant had carried out forensic service of the 2nd defendant with the approval of FMC. The scope of the work was to establish the books of accounts, including contracts/trades pending settlement, quantifying the outstanding, quantifying and verifying the collateral available and ascertaining accounting if accounting policies and procedures reflect the complexity of the NSEL.

4. In the report, the 1st Defendant has specifically stated that there are some limitations with respect to their report and there are also certain restrictions. In spite of the limitation and restrictions, the 1st defendant has disclosed the content of the report during the proceedings initiated before the Forward Markets Commission (hereinafter referred as “FMC”). Since the 1st defendant has made the content of the report public and it has been used to damage the reputation and goodwill of the plaintiff.

5. Therefore, alleging that based on the report of the 1st defendant, showcause notice was issued by FMC as to why the plaintiff should not be declared not fit and proper to hold the shareholders in commodity exchanges. Later, the plaintiff Company was declared not fit and proper and was forced to exit the commodity exchanges. Various criminal proceedings were initiated against the plaintiff and Officials, pursuant to the 1st defendant report. More particularly, the Government of India through Ministry of Corporate Affairs, has passed draconian order under Section 396 of the Companies Act, merging the 2nd defendant with the plaintiff and this order has been passed largely on the basis of the 1st defendant's report.

6. In the plaint, it is alleged and averred that the 1st defendant had not approached the forensic Audit from the holistic point of view and of being biased. It is contended that fixing responsibility should have been done only after all stakeholders in the value chain were investigated, the 1st defendant has colluded with the FMC and targeted the plaintiff to inflict harm to the plaintiff. Therefore, the plaintiff suffering illegal actions till date and suffered loss. Hence, sought for a relief of declaring the report of the 1st defendant dated 21.09.2013 and the supplementary report dated 24.10.2013 as invalid, null and void, vitiated and unreliable. Further, compensation of Rs.5,00,00,000/-, besides injunction restraining the 1st defendant, agent and nominees from directly or indirectly relying upon the report.

7. The 1st defendant, who is the applicant herein, has not filed the written statement. This Court has held that, having failed to file the written statement within 120 days, it has forfeited the right to file the written statement, as per the Commercial Courts Act. Thereafter, the present applications are filed for the relief mentioned below. The grounds in these two applications are almost same, which are capsulised by the applicant himself as below:-

a. The Suit is filed challenging herein;

b. The said Audit was carried out by the Applicant at the request of the Forward Markets Commission and pursuant to an Agreement dated 27.08.2013 entered into by the Applicant with the 2nd Respondent;

c. As per the terms of the said agreement, the reports have been furnished by the applicant to the 2nd respondent and to the Forward Markets Commission alone;

d. There was no privity of contract between the applicant and the 1st respondent i.e., the plaintiff in the suit;

e. The agreement dated 27.08.2013, the audit that culminated in the Reports dated 21.09.2013 and 24.10.2013, the provision of the reports to the FMC and the 2nd respondent all took, place at Mumbai, i.e outside the territorial jurisdiction of this Hon'ble Court.

f. The subsequent proceedings purportedly initiated on the basis of the reports dated 21.09.2013 and 24.10.2013 that have been referred to in the plaint also took place outside the jurisdiction of this Hon'ble Court;

g. It is therefore evident, from a bare perusal of the plaint itself, that no part of the cause of action in the present suit took place within the territorial limits of jurisdiction of this Hon'ble Court;

h. It is not the case of the 1st respondent that, as can be seen from a reading of the plaint, the reports were furnished by the Applicant to any other party apart from the FMC and the 2nd respondent. Therefore, the Applicant having acted as per the terms of its contract with the FMC and the 2nd respondent, and the 1st respondent having no privity with the applicant, there is no cause of action that has arisen entitling the 1st respondent to sue for the reliefs sought in the present suit. It is therefore submitted that the plaint does not disclose any cause of action as against the applicant and the plaint ought to be rejected on this ground alone.

i. A reading of the plaint would itself reveal that the 1st respondent was aware of the report as early as on 03.12.2013, when its Officers participated in proceedings before the FMC wherein the representatives of the Applicant were subjected to cross-examination. It is submitted that, in fact, the 1st respondent was aware of the reports even before the said date.

j. Despite being aware of the reports, the 1st respondent has not chosen to challenge the said reports until now, a period of more than 5 years later;

k. In view of the aforesaid, the present suit is barred by limitation as the same has been instituted more than 5 years after the last of the aforesaid events had occurred.

8. The Learned Counsel appearing for the applicant/1st defendant make the following submissions in support of the application for revocation of leave.

(i). Neither of the defendants in the suit are carrying on business or personally work for gain within the local limits of this Court and no part of the cause of action has arisen within the territorial jurisdiction of this Court.

(ii). The proceedings adverted in the plaint regarding the jurisdiction did not took place within the local limits of this Court. Merely because, the plaintiff has its registered Office at Chennai and filing “annual returns” before the Registrar of Companies, Chennai, will not give rise to a cause of action to sue before this Court.

(iii). Having not satisfied the requirement of Clause 12 of the Letters Patent and Section 20 of the Code of Civil Procedure, 1908, the leave granted to sue has to be revoked.

9. In support of the Application filed for rejection of plaint, the Learned Counsel would submit that, the suit claim is badly barred by limitation since it has been laid beyond the period prescribed for recovery of money. The plaintiff's plea, there is a continuous cause of action on account of publication of the report is devoid of merits and misleading. The plaintiff had knowledge of the forensic report submitted by the 1st defendant as early as 31.12.2013 during the FMC proceedings. Besides, FMC proceedings, there are several other proceedings initiated by the various authorities against the plaintiff and in most of those proceedings, the forensic report of the 1st defendant has been relied. The plaintiff himself has relied upon the portion of the 1st defendant report in the proceedings before the SEBI and CERC, which culminated in orders dated 19.03.2014 and 13.05.2014. Therefore, after expiry of several years, the suit has been filed for damages which is hopelessly barred by limitation.

10. Yet another contention raised by the Learned Counsel appearing for the 1st defendant/applicant is that, in any event, the present suit cannot be considered as a Commercial dispute and the contention of the plaintiff that, it fall under Section 2(1)(c)(x) and (XVIII) of the Commercial Courts Act is incorrect.

11. Admittedly, there is no privity of contract between the applicant and 1st respondent. The fact being so, the dispute cannot be termed as a dispute arising out of an agreement for sale of goods or provision of services or relating to consultancy or management agreements. The dispute raised by the plaintiff at best, could be a tortuous claim and therefore, the lis should be decided as a regular suit and not as a Commercial dispute.

12. The Learned Senior Counsel appearing for the respondent/plaintiff would submit that, the suit has been initiated at Chennai, since, the cause of action has arisen within the jurisdiction of this Court. Damage to the plaintiff's business, reputation and goodwill due to the malafide action of the applicant/1st defendant, has caused in areas within the jurisdiction of this Court. The wrong done by the applicant/1st defendant has affected, the plaintiff and its 63,000 shareholders in Chennai. The report of the 1st defendant is resulted in the plaintiff being declared “not fit person” by FMC on 17.12.2013, which in turn has been used by other regulators namely SEBI, CERC and ROC.

13. Further, pointing out that, the applicant/1st defendant involved financial audit and have Office throughout India, including Chennai. Therefore, it is not correct to say that no cause of action arose within the jurisdiction of this Court.

14. Regarding the question of limitation, the Learned Senior Counsel appearing for the plaintiff/respondent would submit that, the suit is filed in time. There is continuous cause of action accruing against the defendant on account of continuous and repeated false and malicious actions perpetrated against the plaintiff.

15. Referring paragraph No.42 of the plaint, the Learned Senior Counsel appearing for the plaintiff/respondent would submit that, the plaintiff suffers recurring loss every year due to the impugned report of the 1st defendant. The said report continue to be in circulation both on the online space as well as in the physical form in the public domain and it continuously causes damage to the plaintiff's reputation and business every day which give rise to fresh cause of action.

16. Referring Section 22 of the Limitation Act, 1963, the Learned Senior Counsel appearing for the plaintiff would submit that, in the case of a continuing tort, a fresh period of limitation begins to run at every moment of the time the tort continues.

17. Limitation being a mixed question of facts and law, the Learned Senior Counsel appearing for the plaintiff would submit that, in the absence of ex facie bar under the law, plaint cannot be rejected invoking Order VII Rule 11 of C.P.C.

18. Referring Section 19 of the C.P.C., the Learned Senior Counsel appearing for the plaintiff would submit that, where a suit is for compensation for wrong done to the person, if the wrong was done within the local limits of the jurisdiction of one Court and the defendant resides, or carries on business or personally works for gain, within the local limits of the jurisdiction of another Court, the suit may be instituted at the option of the plaintiff in either of the said Court and would submit that, the suit is filed seeking compensation for the damages caused to the plaintiff in view of the 1st defendant's report, hence filed in High Court of Madras wherein, the plaintiff carrying on its business and the 1st defendant having its branch.

19. Regarding the determination of jurisdiction of the Commercial Court, the Learned Counsel appearing for the plaintiff/1st respondent would submit that, under Section 6 of the Commercial Courts Act, the Commercial Court shall have jurisdiction to try all suits and applications relating to Commercial dispute of a specified value arising out of the entire territory of the state over which it has been vested territorial jurisdiction.

20. Commercial dispute is defined under Section 2(c) of the Commercial Courts Act, wherein, Section 2(c) (x) and (xviii), includes 'Consultancy Agreement' and 'Agreement of Service'. Any dispute arising out of this, will fall under Commercial dispute. Relying upon the interpretation of this Court, in C.S.No.786 of 2018 dated 25.01.2019, the learned Counsel would submit that, the expression 'arising out of' occurring in Section 2(1)(c) of said Act should be given a wide and elaborate interpretation. The phrase, arising out of not only the matter “arising under” but also matters connected with an instrument of the kinds mentioned.

21. Clause 12 of the Letters Patent of the High Court of Madras, empowers, the High Court of Judicature to receive, try and determine suits if the cause of action shall have arisen, either wholly, or, in case the leave of the Court shall have been first obtained, in part, within the local limits of the ordinary original jurisdiction of the High Court: or if the defendant at the time of the commencement of the suit shall dwell or carry on business or personally work for gain, within such limits.

22. On reading Clause 12 of Letters Patent along with Section 19 of C.P.C., in the light of the plaint averment regarding jurisdiction, it prima faciely satisfy the conditions to grant leave to sue. The leave already granted need not be revoked since part cause of action has arisen within jurisdiction of this Court and the plaintiff is carrying on business within jurisdiction of this Court and had incurred the alleged loss at Chennai where he carrying on business. Therefore, the leave granted is sustained. Accordingly, the Application No.455 of 2019 is dismissed.

Rejection of plaint:

Order VII Rule 11 of C.P.C., empowers the Court to reject the plaint on certain circumstances. Where the suit appears from the statement in the plaint to be barred by any law or if it does not discloses cause of action, the plaint may be rejected.

23. The applicant/1st defendant referring to two of the circumstances namely the plaint does not discloses cause of action and the plaint is barred by limitation, has filed the application and had canvassed the same. As discussed above, the cause of action for filing the suit before this Court is stated in the paragraph Nos.41 & 42 of the plaint.

24. Even if the contention of the Learned Counsel appearing for the 1st defendant is accepted, that there is no privity of contract between the plaintiff and the 1st defendant, the point to be tested is whether the injury caused was by direct action of the defendant or it was a collateral damages caused remotely. This issue is a matter for trial and not a point for consideration in an application under Order VII Rule XI of C.P.C.

25. Likewise, whether the tortuous liability alleged, give rise to continuous cause of action or not, to save limitation, is a mixed question of law and facts, which is also matter for trial. Therefore, reserving the right of the defendants to raise the point on limitation and cause of action in the trial, the Application filed to reject the plaint in the suit C.S.No.501 of 2018 is dismissed.

26. The last question to be answered is whether the dispute as narrated in the plaint fall within the definition of 'Commercial dispute' for the Commercial Division to assume jurisdiction.

27. The plaint is presented with an averment that the dispute falls within the definition of Section 2(c) (x) & (xviii), which reads as below:-

2. Definitions:- (1) In this Act, unless the

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context otherwise requires:- (c) “Commercial dispute” means a dispute arising out of– (i)..... (ii)..... (iii)....... . . (x) Management and consultancy agreements; . . (xviii) agreements for sale of goods or provision of services; 28. On holistic reading of the plaint and the submission made by the Learned Senior Counsel for the plaintiff, it is clear that the suit for damages is filed based on the alleged tortuous liability arising out of the forensic report of the 1st defendant. The report came to be filed by the 1st defendant pursuant to the order passed by FMC, appointing the 1st defendant as the forensic Auditor in the proceeding pending before the FMC. The 1st defendant has submitted the report being an expert in the field of Auditing. The Forensic report is a document emanated in a quasi-judicial proceedings and not an instrument arising out of contract as contended by the plaintiff. 29. Admittedly, it is not the case of the plaintiff that, it had an agreement with the 1st defendant regarding any provisions of service. When the alleged dispute does not fall under anyone of the 22 categories enumerated under Section 2(c) of the Commercial Courts Act, this Court cannot assume jurisdiction over that lis. Hence, the suit has to be tried only as a regular suit and not as a Commercial dispute. 30. Whether the case of the plaintiff fall under the principle ubi jus ibi remedium to succeed or fall under the principle of damnum absque injuria for the defendants to succeed will be based on evidence. Court cannot decide these issues summarily without trial. As the result, the Application Nos.451 & 455 of 2019 are dismissed. 31. Registry is directed to take up this suit as regular Civil Suit and post before the Court concern, as per the roaster.
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