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M/s. Orintal Veneer Products Ltd., Mumbai v/s Union of India, Represented by its General Manager, Integral Coach Factory, Chennai & Others


Company & Directors' Information:- P P PRODUCTS PVT LTD [Active] CIN = U32305WB1991PTC051091

Company & Directors' Information:- K K PRODUCTS LIMITED [Active] CIN = U31300DL1991PLC045521

Company & Directors' Information:- K B PRODUCTS PRIVATE LIMITED [Active] CIN = U51909MH2007PTC169627

Company & Directors' Information:- K G PRODUCTS PRIVATE LIMITED [Active] CIN = U51909PB2007PTC031201

Company & Directors' Information:- S S P PRODUCTS PRIVATE LIMITED [Active] CIN = U22110WB1974PTC210201

Company & Directors' Information:- M L B PRODUCTS PRIVATE LIMITED [Active] CIN = U74899DL1990PTC040990

Company & Directors' Information:- M M PRODUCTS LIMITED [Strike Off] CIN = U28994DL1992PLC050955

Company & Directors' Information:- M P K PRODUCTS PVT LTD [Active] CIN = U26919AS1994PTC004183

Company & Directors' Information:- G K PRODUCTS PRIVATE LIMITED [Active] CIN = U74899DL1991PTC043260

Company & Directors' Information:- N R PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U51109AS1998PTC005561

Company & Directors' Information:- C L PRODUCTS INDIA LIMITED [Active] CIN = U51909DL2002PLC116975

Company & Directors' Information:- K. S. A. PRODUCTS PRIVATE LIMITED [Active] CIN = U51220PB2014PTC039023

Company & Directors' Information:- D. R. PRODUCTS PRIVATE LIMITED [Active] CIN = U52320DL2011PTC213508

Company & Directors' Information:- R S PRODUCTS PRIVATE LIMITED [Active] CIN = U74899DL1989PTC036603

Company & Directors' Information:- R R PRODUCTS PRIVATE LIMITED [Active] CIN = U24249HR1999PTC034291

Company & Directors' Information:- I G PRODUCTS PRIVATE LIMITED [Active] CIN = U74999WB2012PTC183503

Company & Directors' Information:- J S R PRODUCTS PRIVATE LIMITED [Active] CIN = U31908DL2007PTC170841

Company & Directors' Information:- C F C PRODUCTS PRIVATE LIMITED [Active] CIN = U28129DL1998PTC095531

Company & Directors' Information:- UNION GENERAL CO LTD [Strike Off] CIN = U10200WB1950PLC018697

Company & Directors' Information:- I T FACTORY (INDIA) PRIVATE LIMITED [Strike Off] CIN = U72200DL2002PTC114798

Company & Directors' Information:- M S PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U74899DL1993PTC055125

Company & Directors' Information:- B R PRODUCTS PRIVATE LIMITED [Active] CIN = U31909DL1999PTC100727

Company & Directors' Information:- S P B PRODUCTS LIMITED [Active] CIN = U51909DL1996PLC082631

Company & Directors' Information:- G K D PRODUCTS PRIVATE LIMITED [Active] CIN = U15431WB1998PTC086840

Company & Directors' Information:- M B R PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U17111WB1993PTC060806

Company & Directors' Information:- P D PRODUCTS PRIVATE LIMITED [Active] CIN = U23201DL2000PTC108462

Company & Directors' Information:- S K M PRODUCTS PRIVATE LIMITED [Active] CIN = U18101DL1998PTC093415

Company & Directors' Information:- H R PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U74899DL1978PTC009183

Company & Directors' Information:- V S PRODUCTS PRIVATE LIMITED [Active] CIN = U36900DL2008PTC185445

Company & Directors' Information:- H K PRODUCTS LIMITED [Active] CIN = U51900GJ2015PLC085457

Company & Directors' Information:- S R K PRODUCTS PRIVATE LIMITED [Active] CIN = U51221KA1989PTC010032

Company & Directors' Information:- G M PRODUCTS PRIVATE LIMITED [Active] CIN = U74899DL1991PTC044687

Company & Directors' Information:- V T N PRODUCTS PVT LTD [Active] CIN = U51109WB1996PTC080094

Company & Directors' Information:- Q-MANAGER PRODUCTS PRIVATE LIMITED [Active] CIN = U74300DL2006PTC154567

Company & Directors' Information:- W S T Q PRODUCTS PRIVATE LIMITED [Active] CIN = U31300DL1999PTC102655

Company & Directors' Information:- J M K PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U24246OR2005PTC008446

Company & Directors' Information:- G S T PRODUCTS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U31909TN2006PTC059575

Company & Directors' Information:- S M P PRODUCTS PRIVATE LIMITED [Active] CIN = U25200DL2009PTC190965

Company & Directors' Information:- S N S PRODUCTS PRIVATE LIMITED [Active] CIN = U15490DL2005PTC142749

Company & Directors' Information:- U B PRODUCTS PRIVATE LIMITED [Active] CIN = U51224DL2002PTC116457

Company & Directors' Information:- A AND A PRODUCTS PRIVATE LIMITED [Active] CIN = U21098MP2004PTC017128

Company & Directors' Information:- V J PRODUCTS PRIVATE LIMITED [Active] CIN = U36900GJ2011PTC065252

Company & Directors' Information:- S AND A PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U51311DL1991PTC042938

Company & Directors' Information:- S AND G PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U51909DL1982PTC014843

Company & Directors' Information:- B P PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U24241WB1999PTC089499

Company & Directors' Information:- D AND P PRODUCTS LIMITED [Amalgamated] CIN = U99999MH1951PTC008422

Company & Directors' Information:- S D H PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U55204KA2006PTC040734

Company & Directors' Information:- V M PRODUCTS PRIVATE LIMITED [Active] CIN = U24100DL2014PTC266679

Company & Directors' Information:- E C A PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U27209TN1987PTC014022

Company & Directors' Information:- VENEER AND VENEER PRODUCTS PRIVATE LIMITED [Active] CIN = U74900UP2014PTC062600

Company & Directors' Information:- COACH (INDIA) PRIVATE LIMITED [Active] CIN = U31201RJ1989PTC005230

Company & Directors' Information:- G S PRODUCTS LIMITED [Strike Off] CIN = U25191UP1989PLC010483

Company & Directors' Information:- A R K PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U24231UP1978PTC004606

Company & Directors' Information:- S. M. PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U17299DL1966PTC004634

Company & Directors' Information:- R. M. R. PRODUCTS PRIVATE LIMITED [Active] CIN = U74999MH2017PTC298120

Company & Directors' Information:- P & Q PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U51909DL2014PTC269162

Company & Directors' Information:- H T PRODUCTS PVT LTD [Strike Off] CIN = U29266WB1981PTC033424

Company & Directors' Information:- PRODUCTS (INDIA) LTD [Strike Off] CIN = U31901WB1961PLC024991

Company & Directors' Information:- M PRODUCTS & CO PVT LTD [Strike Off] CIN = U51909WB1956PTC023215

    O.P. Nos. 367, 370, 371 & 373 of 2021 & A. Nos. 1867, 1878, 1879 & 1880 of 2021

    Decided On, 17 June 2021

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE N. SATHISH KUMAR

    For the Petitioner: K. Ashok Kumar, Advocate. For the Respondents: R1 & R2, T. Arunan Assisted by R. Nandini, R3, A. Thiagarajan, Advocates.



Judgment Text

(Prayer: Petition filed under section 14 read with Section 15 of Arbitration and Conciliation Act, 1996 read with Rule 3[iii] of the Madras High Court [Arbitration] Rules, 2020 to terminate the mandate of the learned sole arbitrator Mr.K.Palanisamy, District Judge, [Retd.], appointed by this Court in O.P.No.125 of 2019 as the sole arbitrator in the arbitral proceedings and to appoint a sole arbitrator to preside and adjudicate the dispute in O.P.No.125 of 2019.)

1. These Original Petitions have been filed to terminate the mandate of the present arbitrator and to appoint a sole arbitrator to adjudicate the dispute in O.P.No.125 of 2019.

2. These petitions have been filed mainly on the ground that the arbitrator demanded fees contrary to the agreement. Though the allegations have been made against the arbitrator as to the nature of bias, a perusal of the materials, this Court finds that such allegations are baseless. Infact, the entire proceedings are over before the arbitrator and of course, the arbitrator has issued a letter indicating that the applicant has to be black listed.

3. It is submitted by the learned counsel appearing for the arbitrator that such a letter has been issued without any intention and in the spur of the moment, since the applicant has purposely dragged on the proceedings from the inception. At any event, it is the contention of the learned counsel that the conduct of the petitioner itself clearly indicate that from the very inception they are not cooperating with the arbitrator and they have changed five advocates and after oral arguments, when award is about to be passed by the arbitrator, the present petitions have been filed. Hence, prayed for dismissal of these petitions.

4. This Court, prima facie, is of the view that the allegations made against the arbitrator is baseless. However, taking note of the fact that continuance of the proceedings by the same arbitrator will lead to a situation that the proceedings are not conducted fairly and to avoid such a situation, this Court is of the view that some other arbitrator may be appointed to pronounce the Order, provided the applicant shall bear all the expenses and fees of the newly appointed arbitrator.

5. The learned counsel for the applicant has readily agreed to bear the entire expenses payable to newly appointed arbitrator.

6. In such view of the matter, as the entire proceedings has already been over and only award has to be pronounced, this Court is of the view that a competent civil lawyer may be appointed to adjudicate the matter. Both side counsels have no objection for the same. As all other materials are already on record, the parties have to make their oral submission alone and no other materials shall be allowed to be filed.

7. Accordingly, it is ordered as follows:

i] that Mr.K.V.Babu, Advocate, F-101, First Floor, Subiksha Trinity, 14/9, 4th Street, Bakthavatsalam Nagar, Adyar, Chennai – 600 020, Mobile No.9840075917 is appointed as a Sole Arbitrator to enter upon reference and as evidence is already on record, after giving opportunity for the parties to submit their oral submission, dispose of the matter.

ii] It is made clear that the applicant will be given two days for making their oral submissions. Similarly, the respondents shall make their oral submissions within two days and after hearing the oral arguments, the arbitrator shall pass an award within a period of two weeks. The parties are also at liberty to submit their written submissions.

iii] That the fees of the learned Arbitrator shall be Rs.1,50,000/- and the same shall be borne by the applicant. The above payment shall be made within a period of 10 [ten] days from today.

iv] On receipt of the above payment, the arbitrator shall fix the hearing date as indicated above. iv] Both sides submitted that they are ready to argue through virtual hearing. It is for the arbitrator to decide the same.

v] The learned arbitrator is requested to return the papers to the newly appointed arbitrator.

vi] It is made clear that since the entire proceedings has been completed by the previously appointed arbitrator, fees paid to him need not be returned by him.

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r /> vii] Taking note of the conduct of the applicant, changing the counsel frequently from the very inception and the delay occurred in this matter from the year 2019, if the applicant has not submitted oral submissions within the time period fixed by this Court, they will lose their right to make any further submissions in this regard. 8. These Original Petitions are ordered accordingly. No costs. Consequently, connected applications are closed.
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