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M/s. Jay Madhok Energy Private Limited v/s Petroleum & Natural Gas Regulatory Board


Company & Directors' Information:- H-ENERGY PRIVATE LIMITED [Active] CIN = U40300MH2007PTC175626

Company & Directors' Information:- INDIA NATURAL GAS COMPANY PRIVATE LIMITED. [Dissolved] CIN = U23200MH1999PTC120457

Company & Directors' Information:- A A ENERGY LIMITED [Active] CIN = U40100MH2005PLC157604

Company & Directors' Information:- K M ENERGY PRIVATE LIMITED [Active] CIN = U40300UP2014PTC067293

Company & Directors' Information:- R. R. ENERGY LIMITED [Active] CIN = U40109CT2004PLC016580

Company & Directors' Information:- ENERGY INDIA CORPORATION LIMITED [Strike Off] CIN = U40101MH2008PLC181157

Company & Directors' Information:- JAY MADHOK ENERGY PRIVATE LIMITED [Active] CIN = U40200DL2009PTC194705

Company & Directors' Information:- GAS CORPORATION INDIA LIMITED [Strike Off] CIN = U40200BR1993PLC005536

Company & Directors' Information:- B & S ENERGY PRIVATE LIMITED [Active] CIN = U40108KA2008PTC048416

Company & Directors' Information:- NATURAL GAS COMPANY PRIVATE LIMITED [Active] CIN = U23200MH1937PTC002629

Company & Directors' Information:- M. E ENERGY PRIVATE LIMITED [Active] CIN = U51503PN1998PTC114226

Company & Directors' Information:- K ENERGY COMPANY LIMITED [Active] CIN = U40100CT2007PLC020433

Company & Directors' Information:- U R ENERGY (INDIA) PRIVATE LIMITED [Active] CIN = U40108GJ2011PTC067834

Company & Directors' Information:- B & G ENERGY PRIVATE LIMITED [Active] CIN = U40107TN2006PTC061362

Company & Directors' Information:- J C I ENERGY PRIVATE LIMITED [Converted to LLP] CIN = U40102KA2011PTC058550

Company & Directors' Information:- ENERGY INDIA LIMITED [Strike Off] CIN = U74899DL1998PLC096211

Company & Directors' Information:- INDIA ENERGY PRIVATE LIMITED. [Strike Off] CIN = U74899DL2000PTC103993

Company & Directors' Information:- V ENERGY PRIVATE LIMITED [Active] CIN = U40102TG2011PTC073693

Company & Directors' Information:- S M M ENERGY PRIVATE LIMITED [Active] CIN = U40109TG2014PTC092679

Company & Directors' Information:- C & C ENERGY PRIVATE LIMITED [Active] CIN = U29299DL2010PTC204724

Company & Directors' Information:- U S G ENERGY PRIVATE LIMITED [Active] CIN = U29307TZ2005PTC012414

Company & Directors' Information:- JAY AND CO INDIA PRIVATE LIMITED [Active] CIN = U51909DL1996PTC082695

Company & Directors' Information:- A B T ENERGY PRIVATE LIMITED [Active] CIN = U40108KA1983PTC005321

Company & Directors' Information:- A & T ENERGY PRIVATE LIMITED [Strike Off] CIN = U40106GJ2012PTC070207

Company & Directors' Information:- K E ENERGY PRIVATE LIMITED [Strike Off] CIN = U40300TN2011PTC080288

Company & Directors' Information:- V A R ENERGY INDIA PRIVATE LIMITED [Strike Off] CIN = U40300TG2014PTC095926

Company & Directors' Information:- C & N ENERGY PRIVATE LIMITED [Strike Off] CIN = U40100KL2011PTC028837

Company & Directors' Information:- M K D ENERGY PRIVATE LIMITED [Active] CIN = U31908UP2015PTC070501

Company & Directors' Information:- C I T L ENERGY PRIVATE LIMITED [Strike Off] CIN = U40108TG2010PTC066844

Company & Directors' Information:- C R B ENERGY PRIVATE LIMITED [Active] CIN = U40108TG2010PTC066845

Company & Directors' Information:- J S ENERGY PRIVATE LIMITED [Active] CIN = U45202HP2006PTC030006

Company & Directors' Information:- T V G ENERGY PRIVATE LIMITED [Strike Off] CIN = U52100UP2014PTC066243

Company & Directors' Information:- G G ENERGY PRIVATE LIMITED [Strike Off] CIN = U74899DL1994PTC058590

Company & Directors' Information:- V G ENERGY PRIVATE LIMITED [Strike Off] CIN = U40100MH2005PTC156544

Company & Directors' Information:- D R R ENERGY PRIVATE LIMITED [Active] CIN = U40102TN2009PTC073741

Company & Directors' Information:- Q - ENERGY PRIVATE LIMITED [Strike Off] CIN = U74920WB2012FTC182047

Company & Directors' Information:- H R ENERGY PRIVATE LIMITED [Strike Off] CIN = U40101RJ2003PTC018712

Company & Directors' Information:- J R J R ENERGY PRIVATE LIMITED [Strike Off] CIN = U40100MH2005PTC153641

Company & Directors' Information:- R M ENERGY PRIVATE LIMITED [Strike Off] CIN = U40108MH2003PTC142881

Company & Directors' Information:- S V E ENERGY PRIVATE LIMITED [Active] CIN = U40100TN2009PTC073738

Company & Directors' Information:- L V S ENERGY PRIVATE LIMITED [Under Process of Striking Off] CIN = U40101TG2010PTC068290

Company & Directors' Information:- A. S. R. ENERGY PRIVATE LIMITED [Strike Off] CIN = U40105TG2008PTC056907

Company & Directors' Information:- S S E ENERGY (INDIA) PRIVATE LIMITED [Strike Off] CIN = U40108TG2014PTC093709

Company & Directors' Information:- K & H ENERGY PRIVATE LIMITED [Strike Off] CIN = U40109AP2012PTC079162

Company & Directors' Information:- P & S ENERGY PRIVATE LIMITED [Strike Off] CIN = U40109TG2011PTC072632

Company & Directors' Information:- P A ENERGY PRIVATE LIMITED [Strike Off] CIN = U40100HP2006PTC030328

Company & Directors' Information:- S & G ENERGY PRIVATE LIMITED [Strike Off] CIN = U31101CH2010PTC032133

Company & Directors' Information:- P M S ENERGY INDIA PRIVATE LIMITED [Active] CIN = U74999DL2012PTC236645

Company & Directors' Information:- JAY NATURAL ENERGY PRIVATE LIMITED [Strike Off] CIN = U40102DL2010PTC202182

Company & Directors' Information:- D M ENERGY PRIVATE LIMITED [Strike Off] CIN = U40107DL2010PTC199110

Company & Directors' Information:- S K S ENERGY PRIVATE LIMITED [Strike Off] CIN = U40108DL2003PTC119741

Company & Directors' Information:- C P ENERGY PRIVATE LIMITED [Strike Off] CIN = U40109DL2010PTC204395

Company & Directors' Information:- 3 A S ENERGY PRIVATE LIMITED [Strike Off] CIN = U40300DL2013PTC250263

Company & Directors' Information:- I S R ENERGY PRIVATE LIMITED [Under Process of Striking off] CIN = U40103AP2012PTC084585

Company & Directors' Information:- T AND F ENERGY PRIVATE LIMITED [Active] CIN = U40100MP2011PTC026065

Company & Directors' Information:- V V ENERGY PRIVATE LIMITED [Active] CIN = U40101KA2008PTC046429

Company & Directors' Information:- E P C ENERGY PRIVATE LIMITED [Strike Off] CIN = U40107KA2010PTC053645

Company & Directors' Information:- R J ENERGY PRIVATE LIMITED [Active] CIN = U40100GJ2009PTC056990

Company & Directors' Information:- I ENERGY PRIVATE LIMITED [Active] CIN = U40100GJ2009PTC058473

Company & Directors' Information:- JAY CORP;ORATION LIMITED [Dissolved] CIN = U99999MH1950PLC007984

    IA No. 1253 of 2018 in DFR No. 2239 of 2018

    Decided On, 12 October 2018

    At, Appellate Tribunal for Electricity Appellate Jurisdiction

    By, THE HONOURABLE MRS. JUSTICE MANJULA CHELLUR
    By, CHAIRPERSON & THE HONOURABLE MR. B.N. TALUKDAR
    By, TECHNICAL MEMBER (P&NG)

    For the Appellant: Basava Prabhu S.Patil, Sr. Advocate, Vineet Malhotra, Vishal Gohri, Geet Ahuja, Aarushi Patil, Advocates. For the Respondent: Prashant Bezboruah a/w Khaja Mohideen, Sajan Poovayya, Sr. Advocate, Piyush Joshi, Sumiti Yadava, Parminder Kaur, Pratibhanu Kharola, Advocates.



Judgment Text

Manjula Chellur, Chairperson

1. The facts which led to filing of the appeal, wherein the impleadment application came to be filed in brief are as under:

2. In the year 2010 by notification dated 23.07.2010, Respondent-Board invited bids in the 3rd round bidding process for geographical areas of Jalandhar along with 7 others for grant of authorisation for laying, building, operating etc., for the City Gas Distribution network (CGD network) in respect of those cities mentioned in the notification.

3. On 08.08.2013, the Appellant received Letter of Intent (LOI) from the Respondent-Board in respect of its bid for the geographical area of Jalandhar. This is followed by a letter dated 06.09.2013 granting authorisation for CGD network for geographical area of Jalandhar. On 15.12.2017, a letter was addressed to the Appellant by the Respondent- Board wherein the Respondent-Board has clearly stated that the Respondent-Board has been taking the complete district in the geographical area since the third round of bidding for the geographical area, which was done to ensure development of rural areas as well as urban areas in the said district.

4. According to the Appellant, Respondent-Board has always taken entire districts of Jalandhar, Kapurthala and SBS Nagar to be geographical area of Jalandhar and contiguous areas and they were now trying to invite bids for these areas of Jalandhar so also other areas.

5. Immediately, on 18.12.2017 the Appellant responded to the above letter stating that the district of Jalandhar and that of Kapurthala and SBS Nagar districts fall within the authorisation already granted to the Appellant inasmuch as the said area fell within the definition of geographical area as defined in the Regulations which specifically provides that any area contiguous to the geographical area would be considered to be the authorised area. However, no further reply was received by the Appellant.

6. On 01.03.2018, the Appellant was shocked and surprised to note that Respondent-Board had invited bids for 86 geographical areas including the districts of Jalandhar, Kapurthala and SBS Nagar in the 9th round bidding. Several representations came to be addressed to the Respondent-Board requesting to recall the invitation for bids specifically contending that the invitation for bids for the said areas were already covered in the authorisation given to the Appellant for the areas of Jalandhar and that no bid could be invited for the said areas. By letter dated 12.06.2018 Respondent-Board informed the Appellant that Respondent-Board would go ahead with the 9th round bidding for geographical area of Jalandhar, Kapurthala and SBS Nagar. Challenging the same, present appeal came to be filed. It is pertinent to state that the Appellant has not taken part in the 9th round bidding process.

7. During the pendency of this appeal, this IA being IA No. 1253 of 2018 came to be filed by the Applicant seeking its impleadment as party Respondent in the present appeal on the ground that the Applicant has been issued the LOI, referred to in the appeal, and therefore the Applicant would directly be affected by the outcome of the appeal, if it will be allowed in favour of the Appellant.

8. The Applicant contends that on 10.08.2018 LOI was granted in its favour by the Respondent-Board in the 9th round bidding for the geographical area of Jalandhar (except the areas already authorised), Kapurthala and SBS Nagar districts. The Applicant further contends that during the pendency of the appeal, this Tribunal granted interim direction on 17.08.2018 which affects the interest of the applicant. The applicant is gravely aggrieved by the interim order since it may come in the way of final authorisation to be issued by the Respondent-Board in favour of the Applicant.

9. The Applicant specifically contends that the work of expansion of CGD network in Jalandhar, which came to be granted by way of authorisation to the Appellant by the Respondent-Board in the 3rd round bidding is limited to a geographical area measuring only 338 Sq. Km as depicted in the map enclosed. Therefore, the entire Jalandhar district is not covered in the authorisation letter issued in favour of the Appellant. The map demarcates the area from entire district making it clear that geographical area is specifically limited to the identified portion within the Jalandhar district.

10. According to the Applicant in the 9th round bidding, so far as Jalandhar, Kapurthala and SBS Nagar are concerned, it was excluding areas already authorised to the Appellant. In pursuance of the LOI, authorisation is granted in favour of the Applicant and even bank guarantee is furnished by the Applicant for performance of the work.

11. According to the Applicant, the total geographical area in square kilometres is 5226.79 and out of which only 338 Sq. Kms was granted in favour of the Appellant. Therefore the area for which authorisation is granted in favour of the Applicant has nothing to do with the area covered under authorisation already granted in favour of the Appellant. 6 reported in wherein the relevant portions read as under:

The Applicant in support of his contentions relies on a Judgment of the Supreme Court in BISHNU PRASAD DASH vs. RAJ KUMAR AGARWALAND OTHERS reported in 2006 (11) SCC151, wherein the relevant portions read as under:

'3. Respondent I has been lifting copper–cable scrap from OSICL since 2002. For disposal of 16,625.09 kg of copper cable pertaining to Main Dam Division, Burla, proposal for tender was submitted by the Chief Engineer, Mechanical and offset price was fixed at Rs 160 per kg. IDCOL did not respond to the said tender. OSICL offered a price of Rs.80 per kg. But no other party responded to the tender invited by the Executive Engineer. Thereafter, IDCOL made an offer of Rs 84 per kg of copper cable excluding all taxes and duties. The matter was processed and finally orders were passed by the Government at the level of Chief Minister of Orissa for disposal of the copper cable at the rate of Rs 84 per kg to IDCOL. After the aforesaid order was passed by the Chief Minister of Orissa on 16-12-2004, OSICL submitted a fresh offer dated 20-12-2004 at Rs 85 per kg but the said offer of OSICL was not considered pursuant to the notes given in the department that the offer was made belatedly after order was passed by the Government and if the said order is entertained, it will affect the sanctity of the government order. Respondent 1 filed a writ petition challenging the government order.

4. The High Court was of the view that the offer of IDCOL was Rs 84 per kg whereas the offer of OSICL, though belated, was Rs 85 per kg. It was felt that the offer of OSICL should have been considered at the rate of Rs 85 per kg by the highest level of the Government, namely, the Chief Minister. Accordingly, the government order was set aside and directions as noted supra were given.

5......

Since IDCOL was not a party and the writ application was disposed of in a great haste even without issuing notice, relevant facts could not be placed on record.

.........

6. .....

7. ........

The High Court has interfered in a contractual matter without hearing the party whose offer had been accepted.

........'

12. As against this, learned counsel for the Appellant submits that the presence of the Applicant in no way assist the Court to arrive at a right conclusion since the Court has to consider whether the area so far as the district of Jalandhar is concerned authorisation in favour of the Appellant in the 3rd round bidding includes entire geographical area, ie., entire district of Jalandhar. According to the Appellant’s counsel if the stand of the Appellant is accepted by the Tribunal, then as per 3rd round bidding process the Appellant has to get authorisation for the entire district of Jalandhar whereas out of entire geographical area of Jalandhar district, but only 338 Sq. Kms was authorised by authorisation letter granted in favour of the Appellant way back in 2010. They further contend mere issuance of LOI and authorisation does not create any right or interest in favour of the Applicant.

13. The disputed question or the controversy in the present appeal is whether geographical area of Jalandhar district as contemplated in the 3rd round bidding process invited by the Respondent-Board would include the entire area of district of Jalandhar or it would restrict only to 338 Sq. Kms as indicated in the bid map of 3rd round bidding as well as map attached to bid document in the 9th round bidding.

14. It is well settled that a necessary party is one without whose presence the controversy or matter in dispute or issue in dispute cannot be effectively adjudicated finally. The proper party would mean whose presence would assist the court to adjudicate the lis effectually and finally.

15. The Appellant contends that in the 3rd round bidding so far as Jalandhar geographical area is concerned, the entire district was to be authorised in its favour and therefore there was no scope for another invitation inviting bids for the same area in the 9th round bidding by the Respondent-Board. Admittedly, the authorisation is granted in favour of the Applicant by the Respondent-Board in respect of geographical area of Kapurthala and SBS Nagar districts. If the stand or the plea of the Appellant that entire district of Jalandhar had to be authorised in its favour is accepted, the authorisation given in favour of the Applicant would be affected. If the Applicant is not impleaded as a party Respondent to the present appeal, his interest would be prejudiced and even

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can be adversely affected if this tribunal accepts the stand of the Appellant. It would ultimately lead to multiplicity of proceedings. The Respondent-Board also contends that the area meant in the 3rd round bidding is the geographical area (part of entire area of district of Jalandhar) which was demarcated in the bid document., therefore, they invited bids in the 9th round bidding only for balance geographical area except the area already authorised. The decision relied upon by the Applicant squarely applies to the present case. 16. In the light of the above stand of the parties with regard to what is geographical area, we are of the opinion that the Applicant is a necessary and proper party in order to decide the issue of controversy finally and effectually. Hence, IA No. 1253 of 2018 is allowed. Learned counsel for the Appellant is directed to file amended memo of parties impleading the Applicant as Respondent No.2 and also carry out consequential amendments in the appeal within two weeks from today. 17. Pronounced in the open court on 12th October, 2018.
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