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M/s. Indirani Engineering represented by its Partner v/s The Chairman and Managing Director, Tamil Nadu Small Industries Development Corporation Limited, & Another


Company & Directors' Information:- D P ENGINEERING INDUSTRIES LIMITED [Active] CIN = U27310DL2008PLC176856

Company & Directors' Information:- A K ENGINEERING INDUSTRIES (INDIA) PRIVATE LIMITED [Active] CIN = U25206DL1997PTC085204

Company & Directors' Information:- G L ENGINEERING INDUSTRIES PRIVATE LIMITED [Active] CIN = U28920MH1981PTC023662

Company & Directors' Information:- B V M ENGINEERING INDUSTRIES LIMITED [Active] CIN = U28111DL1972PLC005983

Company & Directors' Information:- R R R ENGINEERING INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74899DL1993PTC055069

Company & Directors' Information:- A. V. ENGINEERING INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U99999DL1974PTC007360

Company & Directors' Information:- G D R ENGINEERING INDUSTRIES PVT LTD [Strike Off] CIN = U27109UP1971PTC003388

Company & Directors' Information:- L S ENGINEERING INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74899DL1977PTC008484

Company & Directors' Information:- I B I ENGINEERING INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U45202PB1974PTC003422

Company & Directors' Information:- A H B ENGINEERING INDUSTRIES PVT LTD [Strike Off] CIN = U35999WB1988PTC044786

Company & Directors' Information:- O K ENGINEERING INDUSTRIES PRIVATE LTD [Active] CIN = U74899DL1987PTC027660

Company & Directors' Information:- R P ENGINEERING INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U99999DL1973PTC006781

Company & Directors' Information:- S V ENGINEERING INDUSTRIES PVT LTD [Under Liquidation] CIN = U74210TG1981PTC003174

    W.P.(MD)No. 8726 of 2016

    Decided On, 13 June 2016

    At, Before the Madurai Bench of Madras High Court

    By, THE HONOURABLE MR. JUSTICE M. VENUGOPAL

    For the Petitioner: P. Arun Jayatram, Advocate. For the Respondents: V. Muruganantham, Additional Govt. Pleader.



Judgment Text

(Prayer: Writ Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Mandamus directing the respondents to extend the benefit to the petitioner firm as per proceeding made in Rc.No.9409/1E-5/2014 issued by the first respondent dated 29.01.2016 and consequently, grant further time.)1. Heard both sides.

2. By consent, the main Writ Petition itself is taken up for final disposal.

3. The grievance of the petitioner is that the first respondent issued proceedings in Rc.No.9409/1E-5/2014 dated 29.01.2016 whereby and whereunder it was inter alia observed as under:

'The above subject matter was placed before the 274th Board Meeting held on 18.12.2015 and the Board vide resolution No.108 resolved to authorize the Managing Director to grant extension of time upto 30.09.2016 for the genuine/serious entrepreneurs who have not utilized the plot beyond six years and now showing serious interest in commencing industry without charging any penalty as a one time measure and penalty as resolved earlier will be imposed if the allottee fails to commence the industry on or before 30.09.2016.

In this connection the Branch Managers are requested to comply with the above time frame allowed by the Board. The request of such entrepreneurs seeking extension of time for commencement of commercial production with a genuine interest and taking steps with a time plan the proposal for the same should be sent to Head Office along with an undertaking to be furnished by the allottee (Copy enclosed herewith).'

4. Further, the said proceedings also covered undertaking for cancelled cases. It is not in dispute that the allotment order granted in favour of the petitioner was cancelled. Therefore, it is primarily contended on behalf of the petitioner that the aforesaid proceedings of the first respondent dated 29.01.2016 covers the petitioner Firm also.

5. The learned counsel for the petitioner submits that the petitioner obtained an allotment order on 29.08.2009 from the first respondent. Therefore, the said proceedings dated 29.01.2016 issued by the first respondent is quite applicable to the petitioner Firm.

6. According to the learned counsel for the petitioner, the petitioner Firm made a representation dated 09.05.2015 to the first respondent/Chairman and Managing Director of Tamil Nadu Small Industries Development Corporation, Chennai-32, to consider the representation to extend the time for commencement of activities and to re-allot the site after receiving necessary charges. Since the petitioner's representation is not considered till date by the first respondent, the petitioner has filed the instant Writ Petition seeking to extend the time for commencement of activities and to re-allot the site after receiving necessary charges in terms of the proceedings of the first respondent dated 29.01.2016.

7. In view of the fact that the petitioner's representation dated 09.05.2015 is pending before the first respondent, at this stage, this Court, without expressing any opinion on the merits and contents of the representation so made by the petitioner and also this Court, not traversing upon the contents of the subject matter in issue, simpliciter, at this stage, to prevent an aberration of justice and in furtherance of substantial cause of justice, directs the first respondent/Chairman and Managing Director, Tamil Nadu Small Industries Development Corporation Limited, Chennai-32, to look into the representation of the petitioner dated 09.05.2015 with all seriousness and earnestness and to disp

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ose of the same by passing a reasoned speaking order on merits (by outlining the process of reasoning in a qualitative and quantitative fashion) in a dispassionate manner and that too with a free, fair and open mind within a period of four weeks from the date of receipt of a copy of this order. 8. With the aforesaid direction, the Writ Petition stands disposed of. No costs.
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