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



M/s. NMR Industries, Rep. by its Proprietor M. Raja, Chennai v/s The Managing Director, The TIIC Ltd., Chennai & Others


Company & Directors' Information:- T T G INDUSTRIES LIMITED [Active] CIN = U27209TN1987PLC014169

Company & Directors' Information:- V I P INDUSTRIES LIMITED [Active] CIN = L25200MH1968PLC013914

Company & Directors' Information:- A L M INDUSTRIES LIMITED [Active] CIN = U14100DL1996PLC129067

Company & Directors' Information:- S R K INDUSTRIES LIMITED [Active] CIN = L17121MH1991PLC257750

Company & Directors' Information:- S R INDUSTRIES LTD [Active] CIN = L29246PB1989PLC009531

Company & Directors' Information:- F E INDUSTRIES PRIVATE LIMITED [Active] CIN = U36100PB2003PTC026482

Company & Directors' Information:- N K INDUSTRIES LIMITED [Active] CIN = L91110GJ1987PLC009905

Company & Directors' Information:- T S I INDUSTRIES PRIVATE LIMITED [Under Process of Striking Off] CIN = U18101HR1997PTC034478

Company & Directors' Information:- B L A INDUSTRIES PRIVATE LIMITED. [Active] CIN = U10200MH1964PTC162314

Company & Directors' Information:- H G I INDUSTRIES LIMITED [Active] CIN = L40200WB1944PLC011754

Company & Directors' Information:- R P INDUSTRIES PRIVATE LIMITED [Active] CIN = U27100GJ2011PTC075812

Company & Directors' Information:- D D INDUSTRIES LIMITED [Active] CIN = U74899DL1974PLC007169

Company & Directors' Information:- A G INDUSTRIES PVT LTD [Active] CIN = U27300HR1991PTC031378

Company & Directors' Information:- H. J. INDUSTRIES (INDIA) PRIVATE LIMITED [Active] CIN = U17120GJ2010PTC060769

Company & Directors' Information:- G R S INDUSTRIES LIMITED [Active] CIN = U00000PB2005PLC029159

Company & Directors' Information:- T S L INDUSTRIES LIMITED [Active] CIN = L65999WB1994PLC065255

Company & Directors' Information:- M F B INDUSTRIES LIMITED [Active] CIN = U31401TN1989PLC018274

Company & Directors' Information:- A C M E INDUSTRIES LIMITED [Dormant under section 455] CIN = U19119DL1992PLC048914

Company & Directors' Information:- V S P INDUSTRIES PRIVATE LIMITED [Active] CIN = U17111TZ2005PTC011820

Company & Directors' Information:- M N INDUSTRIES PRIVATE LIMITED [Active] CIN = U24100TG2012PTC079737

Company & Directors' Information:- G I INDUSTRIES PRIVATE LIMITED [Active] CIN = U15312PB2010PTC033806

Company & Directors' Information:- E T C INDUSTRIES LIMITED [Active] CIN = U31200MP1995PLC009281

Company & Directors' Information:- S K INDUSTRIES PVT LTD [Active] CIN = U74899DL1991PTC045572

Company & Directors' Information:- S R V E INDUSTRIES LIMITED [Active] CIN = U03210TZ2006PLC012577

Company & Directors' Information:- Z H INDUSTRIES PRIVATE LIMITED [Active] CIN = U45200DL2014PTC265453

Company & Directors' Information:- P AND P INDUSTRIES LIMITED [Strike Off] CIN = U21010MH1992PLC068885

Company & Directors' Information:- N G INDUSTRIES LTD [Active] CIN = L74140WB1994PLC065937

Company & Directors' Information:- S L INDUSTRIES P. LTD. [Active] CIN = U15331WB1989PTC047543

Company & Directors' Information:- AMP INDUSTRIES LIMITED [Active] CIN = L51909AS1985PLC002332

Company & Directors' Information:- T R A T INDUSTRIES LIMITED [Active] CIN = U25199KL1996PLC010148

Company & Directors' Information:- B R INDUSTRIES LIMITED [Active] CIN = U74899DL1995PLC067120

Company & Directors' Information:- N M INDUSTRIES PRIVATE LIMITED [Active] CIN = U74120DL2008PTC175664

Company & Directors' Information:- N R C INDUSTRIES LIMITED [Active] CIN = U51909PB1985PLC006558

Company & Directors' Information:- S N L INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U17115RJ1994PTC008053

Company & Directors' Information:- J V INDUSTRIES PRIVATE LIMITED [Active] CIN = U74899DL1994PTC057081

Company & Directors' Information:- A R INDUSTRIES PVT LTD [Active] CIN = U27101HR1995PTC032569

Company & Directors' Information:- D V S INDUSTRIES PRIVATE LIMITED [Active] CIN = U74899DL1992PTC049221

Company & Directors' Information:- C D INDUSTRIES LIMITED [Active] CIN = U27100MH1996PLC101277

Company & Directors' Information:- G V INDUSTRIES INDIA PRIVATE LIMITED [Active] CIN = U74900TG2014PTC096387

Company & Directors' Information:- G S M INDUSTRIES PRIVATE LIMITED [Active] CIN = U02001DL2002PTC117443

Company & Directors' Information:- B G INDUSTRIES LTD [Active] CIN = U26921ML1980PLC001830

Company & Directors' Information:- P K INDUSTRIES PRIVATE LIMITED [Active] CIN = U51900DL2012PTC241654

Company & Directors' Information:- M D INDUSTRIES PRIVATE LIMITED [Active] CIN = U91110GJ1994PTC022025

Company & Directors' Information:- L C INDUSTRIES PRIVATE LIMITED [Active] CIN = U15122UP2013PTC055697

Company & Directors' Information:- G. A. INDUSTRIES PRIVATE LIMITED [Active] CIN = U15435MH2005PTC151817

Company & Directors' Information:- P A S INDUSTRIES INDIA PRIVATE LIMITED [Active in Progress] CIN = U17121TZ2005PTC012171

Company & Directors' Information:- V AND S INDUSTRIES PRIVATE LIMITED [Active] CIN = U74899DL1990PTC039251

Company & Directors' Information:- M K J INDUSTRIES PRIVATE LIMITED [Active] CIN = U19111UP1989PTC010468

Company & Directors' Information:- S S F INDUSTRIES LIMITED [Active] CIN = U25190BR1988PLC003160

Company & Directors' Information:- P B INDUSTRIES PRIVATE LIMITED [Active] CIN = U29120MP1994PTC008840

Company & Directors' Information:- R & M INDUSTRIES PRIVATE LIMITED [Active] CIN = U24297TN1972PTC006185

Company & Directors' Information:- A M INDUSTRIES LTD [Active] CIN = U21012WB1977PLC030854

Company & Directors' Information:- A AND S INDUSTRIES PRIVATE LIMITED [Active] CIN = U17117DL1995PTC064137

Company & Directors' Information:- M C INDUSTRIES LTD [Active] CIN = U27106WB1993PLC058995

Company & Directors' Information:- D R INDUSTRIES PRIVATE LIMITED [Active] CIN = U24100WB2011PTC160058

Company & Directors' Information:- R. L. F. INDUSTRIES LIMITED [Active] CIN = U51909DL1983PLC015262

Company & Directors' Information:- U K INDUSTRIES PRIVATE LIMITED [Active] CIN = U24241WB1988PTC044355

Company & Directors' Information:- M G I INDUSTRIES PVT LTD [Active] CIN = U27310GJ2006PTC048707

Company & Directors' Information:- A D INDUSTRIES PRIVATE LIMITED [Active] CIN = U18101WB2008PTC131561

Company & Directors' Information:- V J INDUSTRIES PRIVATE LIMITED [Active] CIN = U29253KA2009PTC050226

Company & Directors' Information:- V T INDUSTRIES PVT LIMITED [Active] CIN = U29150WB1985PLC039217

Company & Directors' Information:- V T INDUSTRIES PVT LIMITED [Active] CIN = U29150WB1985PTC039217

Company & Directors' Information:- G R INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U34300PB1996PTC018671

Company & Directors' Information:- M. K. INDUSTRIES PRIVATE LIMITED [Active] CIN = U15549WB2008PTC130116

Company & Directors' Information:- R S V INDUSTRIES PRIVATE LIMITED [Active] CIN = U52399MH2008PTC180489

Company & Directors' Information:- K. A. INDUSTRIES PRIVATE LIMITED [Active] CIN = U14220JH2008PTC013409

Company & Directors' Information:- D K INDUSTRIES LIMITED [Active] CIN = U45202CH1994PLC014627

Company & Directors' Information:- D G INDUSTRIES PVT LTD [Active] CIN = U36942WB1946PTC013526

Company & Directors' Information:- R I L INDUSTRIES PRIVATE LIMITED [Active] CIN = U70101DL1993PTC052678

Company & Directors' Information:- I S INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U29100GJ2009PTC057308

Company & Directors' Information:- B M INDUSTRIES PRIVATE LIMITED [Active] CIN = U17000MH1997PTC109621

Company & Directors' Information:- R V S INDUSTRIES PRIVATE LIMITED [Active] CIN = U17111TZ1995PTC006398

Company & Directors' Information:- B N INDUSTRIES PRIVATE LIMITED [Active] CIN = U67120AS1994PTC004273

Company & Directors' Information:- A J INDUSTRIES PRIVATE LIMITED [Active] CIN = U17120MH2004PTC145040

Company & Directors' Information:- S. A. A INDUSTRIES PRIVATE LIMITED [Active] CIN = U01549TZ1997PTC007927

Company & Directors' Information:- K K S K INDUSTRIES PRIVATE LIMITED [Active] CIN = U19201TZ1997PTC007687

Company & Directors' Information:- C R I INDUSTRIES PRIVATE LIMITED [Amalgamated] CIN = U29120TZ2002PTC010129

Company & Directors' Information:- A C T INDUSTRIES PRIVATE LIMITED [Active] CIN = U74899DL1984PTC018724

Company & Directors' Information:- G B INDUSTRIES PRIVATE LIMITED [Active] CIN = U29220PN2011PTC139883

Company & Directors' Information:- S D B INDUSTRIES LIMITED [Active] CIN = U27107MP1996PLC010394

Company & Directors' Information:- M M INDUSTRIES PRIVATE LIMITED [Active] CIN = U31300CT2008PTC020916

Company & Directors' Information:- A C INDUSTRIES PVT LTD [Active] CIN = U29299WB2006PTC109474

Company & Directors' Information:- K M INDUSTRIES PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U74899DL1991PTC043295

Company & Directors' Information:- C J INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U25209MH1998PTC116707

Company & Directors' Information:- N P INDUSTRIES LTD [Strike Off] CIN = U15549PB1989PLC009426

Company & Directors' Information:- J. L. INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U29141MP2008PTC020731

Company & Directors' Information:- I K INDUSTRIES PRIVATE LIMITED [Active] CIN = U24100MH2010PTC199474

Company & Directors' Information:- H. D. INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U27310MH2011PTC216080

Company & Directors' Information:- R. D. G. INDUSTRIES PRIVATE LIMITED [Active] CIN = U26960DL2008PTC182480

Company & Directors' Information:- R B INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U28999DL2008PTC177248

Company & Directors' Information:- H & H INDUSTRIES PRIVATE LIMITED [Active] CIN = U34100DL2010PTC204604

Company & Directors' Information:- M J INDUSTRIES PRIVATE LIMITED [Active] CIN = U15203KA2011PTC060675

Company & Directors' Information:- B R V INDUSTRIES PRIVATE LIMITED [Active] CIN = U32301UP1995PTC018704

Company & Directors' Information:- A. G. INDUSTRIES LIMITED [Strike Off] CIN = U25201UP1994PLC017291

Company & Directors' Information:- B R INDUSTRIES LIMITED [Strike Off] CIN = U15204AS1993PLC003930

Company & Directors' Information:- I P M INDUSTRIES LIMITED [Active] CIN = U25200DL1995PLC068554

Company & Directors' Information:- M R INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74900UP2008PTC036443

Company & Directors' Information:- R D I INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74900DL1995PTC065508

Company & Directors' Information:- RAJA INDIA PRIVATE LIMITED [Active] CIN = U99999DL1997PTC084258

Company & Directors' Information:- J G INDUSTRIES LTD [Active] CIN = L15141WB1983PLC035931

Company & Directors' Information:- V G INDUSTRIES PRIVATE LIMITED [Active] CIN = U15139JK2015PTC004570

Company & Directors' Information:- S N INDUSTRIES PRIVATE LIMITED [Active] CIN = U29211UP1951PTC002319

Company & Directors' Information:- K G INDUSTRIES PVT LTD [Active] CIN = U29130WB1951PTC019868

Company & Directors' Information:- N S INDUSTRIES PRIVATE LIMITED [Under Process of Striking Off] CIN = U74120UP2012PTC053986

Company & Directors' Information:- W W I INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U29300MH1997PTC112589

Company & Directors' Information:- D U INDUSTRIES PRIVATE LIMITED [Active] CIN = U29230GJ2016PTC091588

Company & Directors' Information:- S R P INDUSTRIES LIMITED [Amalgamated] CIN = U00061BR1984PLC002023

Company & Directors' Information:- C P INDUSTRIES PVT LTD [Strike Off] CIN = U29303MP1949PTC000846

Company & Directors' Information:- J B INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74999MH2013PTC245506

Company & Directors' Information:- S J V INDUSTRIES LTD [Amalgamated] CIN = U15421WB1982PLC035521

Company & Directors' Information:- V V INDUSTRIES PVT LTD [Strike Off] CIN = U99999DL1980PTC010427

Company & Directors' Information:- K K INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U65100DL1982PTC013046

Company & Directors' Information:- A T C INDUSTRIES LTD [Strike Off] CIN = U27109AS1984PLC002201

Company & Directors' Information:- N V INDUSTRIES PVT LTD [Active] CIN = U51909WB1953PTC020952

Company & Directors' Information:- A TO Z INDUSTRIES PVT LTD [Strike Off] CIN = U31908AS1987PTC002804

Company & Directors' Information:- L K INDUSTRIES PRIVATE LIMITED [Active] CIN = U17291MH2012PTC233546

Company & Directors' Information:- G S C INDUSTRIES PRIVATE LTD [Active] CIN = U92114DL1956PTC002616

Company & Directors' Information:- G G INDUSTRIES PRIVATE LIMITED [Active] CIN = U27320UP1969PTC003282

Company & Directors' Information:- K S INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U31909MH1960PTC011707

Company & Directors' Information:- P R INDUSTRIES PVT LTD [Active] CIN = U21014DL1971PTC005738

Company & Directors' Information:- R K I INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U29190DL2012PTC233413

Company & Directors' Information:- R K INDUSTRIES PVT LTD [Strike Off] CIN = U25202AS1988PTC003132

Company & Directors' Information:- S G R INDUSTRIES PVT LTD [Strike Off] CIN = U25199WB1948PTC016397

Company & Directors' Information:- K R INDUSTRIES INDIA PRIVATE LIMITED [Active] CIN = U25190KA2012PTC062367

Company & Directors' Information:- Y K INDUSTRIES PRIVATE LIMITED [Active] CIN = U19115UP2012PTC051151

Company & Directors' Information:- E S INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74999TN2012PTC086119

Company & Directors' Information:- I B INDUSTRIES LTD. [Strike Off] CIN = U28992WB1990PLC050469

Company & Directors' Information:- V I INDUSTRIES LTD [Strike Off] CIN = U36934WB1951PLC019890

Company & Directors' Information:- J M INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U05002UP1952PTC002456

Company & Directors' Information:- L F INDUSTRIES PRIVATE LIMITED [Active] CIN = U17291UP2015PTC068602

Company & Directors' Information:- A K S INDUSTRIES PVT LTD [Active] CIN = U27201WB1946PTC013433

Company & Directors' Information:- V M V INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U26990GJ2013PTC076945

Company & Directors' Information:- S K INDUSTRIES LIMITED [Under Process of Striking Off] CIN = U29248PN1948PLC001948

Company & Directors' Information:- S P INDUSTRIES PVT LTD [Strike Off] CIN = U20232AS1980PTC001853

Company & Directors' Information:- V N R INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U21090AP2012PTC081525

Company & Directors' Information:- A K INDUSTRIES PVT LTD [Active] CIN = U51109WB1944PTC011764

Company & Directors' Information:- K INDUSTRIES PVT LTD [Strike Off] CIN = U99999KA1946PTC000938

Company & Directors' Information:- G I P INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U52605MH2015PTC263962

Company & Directors' Information:- C. L. INDUSTRIES PRIVATE LIMITED [Active] CIN = U27109RJ2014PTC045306

Company & Directors' Information:- R. A. M INDUSTRIES PRIVATE LIMITED [Active] CIN = U17120MH2014PTC254820

Company & Directors' Information:- S. B. INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74900PN2012PTC144181

Company & Directors' Information:- A & P INDUSTRIES PRIVATE LIMITED [Active] CIN = U36935TG2014PTC095781

Company & Directors' Information:- C & N INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U40200TG2014PTC095187

Company & Directors' Information:- B S B INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U45200TG2013PTC088059

Company & Directors' Information:- R A R INDUSTRIES PRIVATE LIMITED [Active] CIN = U74900TG2016PTC103684

Company & Directors' Information:- K S A B INDUSTRIES PRIVATE LIMITED [Active] CIN = U51909WB2012PTC181903

Company & Directors' Information:- S V S INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U36100JK2013PTC003808

Company & Directors' Information:- R D M INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U31100DL2013PTC252294

Company & Directors' Information:- INDUSTRIES INDIA PRIVATE LIMITED [Strike Off] CIN = U00349KA1947PTC000501

Company & Directors' Information:- A V K INDUSTRIES INDIA PRIVATE LIMITED [Strike Off] CIN = U52100KA2012PTC066761

Company & Directors' Information:- S V INDUSTRIES PVT LTD [Strike Off] CIN = U27104WB1960PTC024715

Company & Directors' Information:- J INDUSTRIES PVT LTD [Strike Off] CIN = U18101OR1960PTC000388

Company & Directors' Information:- T & M INDUSTRIES LIMITED [Liquidated] CIN = U99999TN1956PLC002904

Company & Directors' Information:- INDUSTRIES (INDIA) PRIVATE LIMITED [Under Process of Striking Off] CIN = U51109BR1946PTC000228

Company & Directors' Information:- K INDUSTRIES LIMITED [Not available for efiling] CIN = U99999MH1946PTC005438

    Writ Petition No. 2718 of 2016 & W.M.P. Nos. 2271 & 2272 of 2016

    Decided On, 24 January 2020

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE T. RAJA

    For the Petitioner: S. Arivazhagan, Advocate. For the Respondents: R1, I. Sathish, Standing Counsel, R2 & R3, No Appearance.



Judgment Text


(Prayer: Writ Petition filed under Article 226 of the Constitution of India for issuance of a writ of mandamus to direct the first respondent to release all the collateral documents submitted by the petitioner to the first respondent for the purpose of availing loan vide Borr.No.1199/5668 and to issue 'No Objection Certificate' for the loan obtained by him vide Borrower No.1199/5668 without insisting the payment of CLCS amount of Rs.3,18,000/- along with interest.)

1. M/s.NMR Industries, represented by its Proprietor Mr.P.Raja, has filed this writ petition seeking for issuance of a writ of mandamus to direct the first respondent / the Managing Director, the Tamil Nadu Industrial Investment Corporation (TIIC) Limited, Chennai, to release all the collateral documents filed by him to the first respondent for the purpose of availing loan Vide Borrower No.1199/5668 and to issue 'No Objection Certificate' for the said loan obtained by him without insisting the payment of Credit Linked Capital Subsidy (CLCS) amount of Rs.3,18,000/- along with interest.

2. Learned counsel appearing for the petitioner submitted that the petitioner had made an application before the first respondent to purchase CNC Lathe Machine under 15% CLCS from the Central Government on 22.07.2011. Being eligible to obtain loan in two phases, namely, Phase-I and Phase-II, the petitioner had also paid fees towards investigation fees in CLCS, documentation charges, service tax totaling to the tune of Rs.41,219/- as per the said loan scheme. Subsequently, on 19.10.2011, he had paid the cost of Rs.2,206/- to the first respondent so as to get CLCS amount and he was promised that within 24 months, he would get CLCS amount of Rs.3,18,000/- and he was further advised that till such time, he would require to pay the interest for the said CLCS amount of Rs.3,18,000/-. Thereafter, the said term loan was sanctioned to the petitioner Company on 12.01.2012 vide Borrower No.1199/5668.

3. Adding further, learned counsel for the petitioner would submit that as per the conditions stipulated in the said term loan, although he was eligible to receive the term loan under Phase-II, he did not receive the same and for the amount obtained by him under Phase- I, he had paid the same without any default to the first respondent as on 21.12.2015. He further submitted that till 21.12.2015, the petitioner had paid a sum of Rs.1,93,128/- as interest towards CLCS amount of Rs.3,18,000/-. But, till May, 2015, the petitioner did not receive any information regarding CLCS amount. Hence, when a request was made to the first respondent under the Right to Information Act, he came to know that the first respondent had caused undue delay in forwarding his CLCS application to the second respondent. Further, although the first loan was paid to the petitioner on 12.01.2012, but to his surprise, he was informed that his CLCS application was forwarded by the first respondent to the second respondent only in the month of September, 2012, therefore, his CLCS application was not sanctioned by the second respondent. Since the first respondent did not inform the second respondent that the petitioner's CLCS summon was sanctioned, he was compelled to pay the interest and as stated above, he had also paid a sum of Rs.1,93,128/- with other cost of Rs.14,922/- , totalling Rs.2,08,050/-, to the first respondent.

4. Continuing further, learned counsel for the petitioner submitted that the first respondent, vide letter dated 13.11.2015, directed the petitioner Company to clear the overdues to the tune of Rs.3,98,825/- towards principal and a sum of Rs.11,357/- towards interest. Therefore, the grievance of the petitioner is that after settling the entire amount of Rs.4,21,000/- including interest on 21.12.2015, although the petitioner had sent a letter dated 28.12.2015 requesting the first respondent to issue 'No Objection Certificate' and to release the collateral securities issued by him for the said loan obtained vide Borrower No.1199/5668, to the shock and surprise of the petitioner, the first respondent sent a notice dated 05.01.2016 requesting to settle the CLCS outstanding amount of Rs.3,18,000/- along with broken period interest till the date of settlement. This is unacceptable and unjustifiable, he pleaded. When the petitioner had approached the first respondent to assign the reason for the same, he did not get any response. Thus, the present writ petition with a prayer cited supra.

5. It is further argued that since the first respondent has promised 15% CLCS from the Central Government, the petitioner preferred to avail the loan from the first respondent and the first respondent had also sanctioned the term loan on 12.01.2012. As per the conditions stipulated in the term loan, the petitioner was eligible for the Phase-II term loan, but, he did not receive the same and in the meanwhile, he had also paid the interest to the tune of Rs.1,93,128/- without any default on 21.12.2015. When the first respondent had sanctioned a term loan of Rs.33.45 lakhs as against CLCS of Rs.6.36 lakhs to the petitioner, the said loan is for the purpose of purchase and erection of machinery to set up a unit at No.7/115, Kumaran Street, C.Pallavaram, Chennai, for manufacture of turned components like control rod, studs, bolts, nuts, flanges, etc. The said loan was secured by way of collateral security apart from primary security, viz. machinery. Moreover, the petitioner was permitted to avail loan in two phases, i.e. Phase-I and Phase-II. The petitioner had also availed the loan of Rs.16.53 lakhs and Term Loan against CLCS of Rs.3.18 lakhs under Phase-I on 12.01.2012 for the purchase of one CNC Lathe. However, he did not avail the loan under Phase-II, but, that does not mean that the petitioner is not entitled to get the subsidy. The first respondent was responsible for the delay in sending the CLCS application to the second respondent. In view of such delay on the part of the first respondent, the very purpose of availing the loan from the first respondent got defeated. Besides, the petitioner had paid the first term loan including the interest and there is no due on his part. Therefore, the first respondent has to honour their commitment to issue No Objection Certificate and to release all the collateral documents given by him. On this basis, he prayed for allowing the writ petition.

6. Per contra, learned Standing Counsel appearing for the first respondent submitted that the Tamil Nadu Industrial Investment Corporation (TIIC) Limited is a Government Company incorporated under the Indian Companies Act, 1913, and it was established with an object of extending financial assistance to various entrepreneurs in the State of Tamil Nadu for development of Industries in the State and it also obtains refinancing facility from Banks/Financial Institutions and lends the same to entrepreneurs at a reasonable rate of interest. It is further submitted that the respondent Corporation sanctioned a term loan of Rs.33.45 lakhs against the Credit Linked Capital Subsidy (CLCS) of Rs.6.36 lakhs to the petitioner herein and the said loan is for the purpose of purchase and erection of machinery to set up a unit at No.7/115, Kumaran Street, C.Pallavaram, Chennai -43, for manufacture of turned components like control rod, studs, bolts, nuts, flanges, etc. The loan was secured by way of collateral security apart from primary security, viz. machinery. The petitioner, being a borrower, executed necessary documents mortgaging/hypothecating the above assets in favour of the first respondent Corporation to secure the loan sanctioned and thereupon, the petitioner was permitted to avail the loan in two phases, namely, Phase-I and Phase-II. Subsequently, the petitioner availed the loan of Rs.16.53 lakhs and TL-CLCS of Rs.3.18 lakhs under Phase-I on 12.01.2012 for purchase of 1 No. CNC Lathe. But, he has failed to avail the balance loan amount under Phase-II and requested the respondent Corporation, vide letter dated 17.08.2012, to lapse the undrawn loan amount and to grant subsidy for the machinery purchased out of the loan availed. As per the CLCS scheme, the application for grant of CLCS has to be submitted before the competent authority, namely, respondents 2 and 3 within three months or the next quarter from the date of last disbursement of the loan, but, in the present case, after availing the loan in Phase-I during January, 2012, the petitioner informed the respondent Corporation about the nonavailment of the balance loan in Phase-II only on 17.08.2012, hence, the first respondent Corporation communicated the request of the petitioner seeking CLCS loan for the purchase of machinery during October, 2012. But, the same was not considered by the respondents 2 and 3 as the request was not made within three months from the date of availment of the loan.

7. Learned Standing Counsel for the first respondent further argued that the petitioner, being a borrower, did not repay the loan as per the terms of contract and committed default in repayment of the loan. Therefore, when the amount due to the respondent Corporation was mounting, the respondent Corporation, through letter dated 13.11.2015, directed the petitioner to clear the overdues within 10 days, failing which to face legal action against the primary and collateral securities to recover the legitimate dues. Thereafter, although the petitioner cleared the loan by remitting the amount on 23.11.2015, 09.12.2015 and 21.12.2015, he had failed to remit the term loan against CLCS amount of Rs.3,18,000/- along with broken period interest. Subsequently, the first respondent Corporation in their letter dated 05.01.2016 advised the petitioner to settle the TL-CLCS together with interest at contractual rates till the date of settlement to enable the respondent Corporation to issue No Due Certificate and to release the documents. But, without remitting the same, the petitioner has wrongly approached this Court seeking a direction to the first respondent to release the collateral documents and to issue No Due Certificate without insisting payment for CLCS amount with interest. Therefore, the writ petition is not maintainable.

8. Heard the learned counsel appearing on either side and perused the materials available before this Court.

9. The petitioner approached the first respondent Corporation for sanction of Term Loan against Credit Linked Capital Subsidy (TL-CLCS) on 22.07.2011. The first respondent, on considering the loan proposal, sanctioned the Term Loan of Rs.33.45 lakhs and TLCLCS of Rs.6.36 lakhs on 16.08.2011 for purchase of machinery in two phases, namely, Phase-I and Phase-II. One of the conditions mentioned in the CLCS scheme says that the borrower has to avail the loan for purchase of entire machinery under the said scheme and from the last date of final disbursement done by the first respondent, the claim under CLCS has to be lodged within the next quarter before the respondents 2 and 3 for disbursement of CLCS. If the claim is lodged beyond the next quarter, the respondents 2 and 3 can disallow the belated claim. In the case on hand, although the petitioner had availed the loan in Phase-I during January, 2012, he had informed the first respondent Corporation only on 17.08.2012 requesting to lapse the undrawn loan amount in Phase-II and then to make arrangements for getting CLCS for the machinery purchased out of the loan availed under Phase-I. The said request made by the petitioner on 17.08.2012 for disbursement of CLCS was lodged by the first respondent Corporation on 19.12.2012 with the respondents 2 and 3 and therefore, the claim of the petitioner was rightly rejected by the respondents 2 and 3 on the ground that the claim was lodged beyond the time limit given under the CLCS scheme.

10. Secondly, the first respondent Corporation sanctioned the Term Loan of Rs.33.45 lakhs and TL-CLCS of Rs.6.36 lakhs for purchase of machinery for not only under Phase-I, but also under Phase-II. As per the prevailing norms for availing subsidy, the borrower has to purchase all the machineries as envisaged in the project. But, in the present case, only on 17.08.2012, the petitioner, after availing the loan under Phase-I on 12.01.2012, informed belatedly to the first respondent Corporation that he is not interested to avail the loan for purchase of machinery under Phase-II. When the petitioner was remi

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nded repeatedly that the claim for the purchase of machinery has to be lodged before the respondents 2 and 3 on or before 30.06.2012 as per the CLCS scheme, the petitioner belatedly made a request vide letter dated 17.08.2012 to lapse the undrawn loan amount in Phase-II and to grant subsidy for the machinery purchased out of the loan availed under Phase-I, therefore, in view of such delay committed by him, I am of the view that he has no locus-standi to ask for a subsidy under CLCS scheme. 11. Besides, as per the CLCS scheme, the project would be completed only after the purchase of both the machineries by the petitioner in two phases, namely, Phase-I and Phase-II. But, in the present case, the petitioner had failed to avail loan in two phases. As stated above, although he had availed the loan in Phase-I in January, 2012, he had intimated about the non-availment of the loan under Phase-II only during the month of August, 2012. Therefore, this Court is of the view that the petitioner, having failed to make a request in time about the non-availment of loan under Phase-II, cannot maintain this writ petition. 12. Hence, for the reasons stated above, this Court is not inclined to entertain the writ petition and accordingly, the writ petition stands dismissed as devoid of any merit. No Costs. Consequently, connected miscellaneous petitions are closed.
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