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



M/s. Orix Auto Infrastructure Services Limited & Others v/s Vikram Chaudhary & Others


Company & Directors' Information:- ORIX AUTO INFRASTRUCTURE SERVICES LIMITED [Active] CIN = U63032MH1995PLC086014

Company & Directors' Information:- G K S INFRASTRUCTURE LIMITED [Active] CIN = L45400DL1985PLC021038

Company & Directors' Information:- P. G. INFRASTRUCTURE & SERVICES PRIVATE LIMITED [Active] CIN = U22122MP2003PTC015758

Company & Directors' Information:- A INFRASTRUCTURE LIMITED [Active] CIN = L25191RJ1980PLC002077

Company & Directors' Information:- K D P INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U74899DL1993PTC054780

Company & Directors' Information:- K P INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45203GJ2004PTC043482

Company & Directors' Information:- C INFRASTRUCTURE CORPORATION LIMITED [Strike Off] CIN = U61100DL1982PLC013968

Company & Directors' Information:- B & G INFRASTRUCTURE COMPANY PRIVATE LIMITED [Active] CIN = U40105TN2001PTC047408

Company & Directors' Information:- O B INFRASTRUCTURE LIMITED [Active] CIN = U45200TG2006PLC049067

Company & Directors' Information:- K U INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45206TG2008PTC096209

Company & Directors' Information:- Y T INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202MH2010PTC206409

Company & Directors' Information:- VIKRAM PRIVATE LIMITED [Active] CIN = U51109WB2000PTC091352

Company & Directors' Information:- E R AUTO PRIVATE LIMITED [Active] CIN = U34300HR2002PTC035002

Company & Directors' Information:- VIKRAM INDIA LTD [Active] CIN = U29253WB1980PLC032447

Company & Directors' Information:- N K B INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200HR2011PTC042402

Company & Directors' Information:- R K D INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45209WB2009PTC131919

Company & Directors' Information:- B AND B INFRASTRUCTURE LIMITED [Active] CIN = U85110KA1987PLC008488

Company & Directors' Information:- K A J INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70101DL2011PTC217204

Company & Directors' Information:- G M P INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400TG2009PTC066367

Company & Directors' Information:- K Y AUTO PRIVATE LIMITED [Active] CIN = U50300JK2013PTC003849

Company & Directors' Information:- J. S. B. AUTO PRIVATE LIMITED [Active] CIN = U50300DL2010PTC198144

Company & Directors' Information:- U C C INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201MH2003PTC139844

Company & Directors' Information:- AMP E - SERVICES PRIVATE LIMITED [Active] CIN = U51909MN2013PTC008361

Company & Directors' Information:- R L INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70102UP2010PTC041755

Company & Directors' Information:- L K INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400MH2010PTC203711

Company & Directors' Information:- B S R INFRASTRUCTURE PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U70101KA2006PTC038204

Company & Directors' Information:- S. J. S. AUTO SERVICES PRIVATE LIMITED [Active] CIN = U14292UP2007PTC033913

Company & Directors' Information:- T & R AUTO PRIVATE LIMITED [Active] CIN = U50200TG2012PTC082553

Company & Directors' Information:- B N A INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201MH2006PTC163769

Company & Directors' Information:- S K J INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45102MH2001PTC131284

Company & Directors' Information:- K B A INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202MH2009PTC194291

Company & Directors' Information:- V P M INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400TN2011PTC082368

Company & Directors' Information:- K INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201GJ2009PTC056299

Company & Directors' Information:- D R D B AUTO PRIVATE LIMITED [Strike Off] CIN = U74899DL1988PTC032028

Company & Directors' Information:- A-1 AUTO PVT. LTD [Active] CIN = U51502MH2006PTC165934

Company & Directors' Information:- AUTO INDIA PRIVATE LIMITED [Active] CIN = U65991TN1984PTC010923

Company & Directors' Information:- D G INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45401MH2004PTC146369

Company & Directors' Information:- E K INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200TN2008PTC066962

Company & Directors' Information:- A & A INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U74899DL1976PTC008196

Company & Directors' Information:- K L N INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70100KA2013PTC070361

Company & Directors' Information:- C P INFRASTRUCTURE PVT LTD [Active] CIN = U45201DL2005PTC143865

Company & Directors' Information:- G. R. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200MH2005PTC152633

Company & Directors' Information:- R P INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200MH2003PTC141340

Company & Directors' Information:- K. J. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201MH2006PTC165014

Company & Directors' Information:- B S Y INFRASTRUCTURE PRIVATE LIMITED. [Active] CIN = U70101HR2006PTC064456

Company & Directors' Information:- M AND S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400TN2011PTC083038

Company & Directors' Information:- V K D S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400WB2013PTC197196

Company & Directors' Information:- G B K INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202MH2008PTC177202

Company & Directors' Information:- G K INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200GJ2005PTC046213

Company & Directors' Information:- K V AUTO LTD [Strike Off] CIN = U28932PB1994PLC014522

Company & Directors' Information:- G S M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201DL2004PTC125377

Company & Directors' Information:- V K M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400UP2008PTC034606

Company & Directors' Information:- A V INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45203WB2006PTC111599

Company & Directors' Information:- S. J. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200DL2006PTC155904

Company & Directors' Information:- B. N. S. INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400MH2010PTC206202

Company & Directors' Information:- K G N AUTO PRIVATE LIMITED [Active] CIN = U74900PN2015PTC157675

Company & Directors' Information:- B G M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400WB2011PTC162415

Company & Directors' Information:- J. S. AUTO PRIVATE LIMITED [Active] CIN = U34102UP1986PTC008173

Company & Directors' Information:- S M V INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200DL2006PTC155016

Company & Directors' Information:- K S INFRASTRUCTURE PRIVATE LIMITED. [Active] CIN = U70101MP2006PTC020722

Company & Directors' Information:- K B S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70101DL2005PTC136641

Company & Directors' Information:- D L H INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U52600JH2010PTC014524

Company & Directors' Information:- S N N INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202KA2011PTC059893

Company & Directors' Information:- G. V. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400DL2012PTC234078

Company & Directors' Information:- S A P INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201DL2005PTC141285

Company & Directors' Information:- K S K INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400DL2008PTC175908

Company & Directors' Information:- N P L INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400CH2009PTC031638

Company & Directors' Information:- K. E. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400MH2012PTC225658

Company & Directors' Information:- P A S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200DL2006PTC155015

Company & Directors' Information:- P S AUTO PRIVATE LIMITED [Active] CIN = U34300MH1999PTC120052

Company & Directors' Information:- G S T INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200MH2006PTC160073

Company & Directors' Information:- P J INFRASTRUCTURE PVT LTD [Active] CIN = U45200MH2006PTC159217

Company & Directors' Information:- P M C AUTO LIMITED [Strike Off] CIN = U34300DL1995PLC071849

Company & Directors' Information:- B C C AUTO PVT LTD [Active] CIN = U74899DL1992PTC051439

Company & Directors' Information:- S B M INFRASTRUCTURE LIMITED [Active] CIN = U70102CH1992PLC012381

Company & Directors' Information:- A V C INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70102TG2007PTC056671

Company & Directors' Information:- V D INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400WB2008PTC122820

Company & Directors' Information:- H H AUTO PRIVATE LIMITED [Amalgamated] CIN = U34100DL2009PTC192880

Company & Directors' Information:- M M AUTO PRIVATE LIMITED [Strike Off] CIN = U50300UP1988PTC009527

Company & Directors' Information:- G B AUTO PRIVATE LIMITED [Strike Off] CIN = U50400MH1998PTC114977

Company & Directors' Information:- I V M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45209TG2011PTC073968

Company & Directors' Information:- U S INFRASTRUCTURE INDIA PRIVATE LIMITED [Strike Off] CIN = U74999DL2002PTC117525

Company & Directors' Information:- B G R INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202KA2012PTC065026

Company & Directors' Information:- N. R. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202GJ2006PTC049520

Company & Directors' Information:- K. G. R INFRASTRUCTURE PRIVATE LIMITED. [Strike Off] CIN = U70102DL2008PTC177822

Company & Directors' Information:- A L INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200MH2008PTC184347

Company & Directors' Information:- M C AUTO PVT LTD [Under Process of Striking Off] CIN = U34300DL1977PTC008716

Company & Directors' Information:- N B INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201OR2008PTC009989

Company & Directors' Information:- C. I. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45203MP2005PTC018149

Company & Directors' Information:- S G INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201RJ1999PTC015467

Company & Directors' Information:- E N B AUTO (INDIA) PRIVATE LIMITED [Active] CIN = U34300PB1988PTC008040

Company & Directors' Information:- J N INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201OR2008PTC009789

Company & Directors' Information:- K C INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200PB2008PTC032011

Company & Directors' Information:- C C I INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201TN2007PTC063617

Company & Directors' Information:- R & M INFRASTRUCTURE SERVICES PRIVATE LIMITED [Strike Off] CIN = U74140TN2002PTC049452

Company & Directors' Information:- A Q INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400MH2010PTC203965

Company & Directors' Information:- A B INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200MH2004PTC144994

Company & Directors' Information:- S H A INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400UP2012PTC049795

Company & Directors' Information:- L V S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200TG2006PTC051289

Company & Directors' Information:- V H B INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400DL2008PTC172682

Company & Directors' Information:- D S S I INFRASTRUCTURE SERVICES PRIVATE LIMITED [Strike Off] CIN = U74140DL2004PTC129445

Company & Directors' Information:- G A V INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U74999DL2007PTC158113

Company & Directors' Information:- K D R AUTO PRIVATE LIMITED [Active] CIN = U34300DL2005PTC132732

Company & Directors' Information:- S & I INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400HR2007PTC037191

Company & Directors' Information:- V V S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70100KA2015PTC084214

Company & Directors' Information:- D L INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201CT2018PTC008919

Company & Directors' Information:- G. H. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45309UP2020PTC126090

Company & Directors' Information:- H AND F AUTO SERVICES PRIVATE LIMITED [Active] CIN = U50400KL2020PTC064163

Company & Directors' Information:- L R INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45402TN2007PTC064029

Company & Directors' Information:- K S R AUTO PRIVATE LIMITED [Active] CIN = U34300PN2011PTC140367

Company & Directors' Information:- G. D. INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45209MH2010PTC208011

Company & Directors' Information:- G N R INFRASTRUCTURE (INDIA) LIMITED [Strike Off] CIN = U45200TG2009PLC065140

Company & Directors' Information:- A R K INFRASTRUCTURE INDIA PRIVATE LIMITED [Strike Off] CIN = U74900TG2015PTC100714

Company & Directors' Information:- U V F INFRASTRUCTURE LIMITED [Active] CIN = U45400WB2010PLC153786

Company & Directors' Information:- B K INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201DL2005PTC136992

Company & Directors' Information:- R A INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U74899DL2005PTC143884

Company & Directors' Information:- C. A. D. INFRASTRUCTURE INDIA PRIVATE LIMITED [Strike Off] CIN = U45201MP1997PTC012280

Company & Directors' Information:- B R G INFRASTRUCTURE LIMITED [Active] CIN = U45201GJ2008PLC052708

Company & Directors' Information:- H. H. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201GJ2008PTC054481

Company & Directors' Information:- O P L INFRASTRUCTURE PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U70101HR2009PTC039553

Company & Directors' Information:- J P AUTO PVT LTD [Strike Off] CIN = U50402WB1991PTC052147

Company & Directors' Information:- C M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201DL2003PTC122794

Company & Directors' Information:- L & C INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200KA2008PTC046271

Company & Directors' Information:- R. S. V. INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70100WB2008PTC127373

Company & Directors' Information:- E G AUTO PRIVATE LIMITED [Converted to LLP] CIN = U74899DL1987PTC027016

Company & Directors' Information:- R AND H AUTO INDIA PVT LTD [Active] CIN = U74899DL1982PTC013349

Company & Directors' Information:- VIKRAM INFRASTRUCTURE PRIVATE LIMITED [Amalgamated] CIN = U45201MP2004PTC016533

Company & Directors' Information:- C D E INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201MH2012PTC235483

Company & Directors' Information:- V & B INFRASTRUCTURE (I) PRIVATE LIMITED [Under Process of Striking Off] CIN = U45400MH2010PTC206803

Company & Directors' Information:- D B G INFRASTRUCTURE (INDIA) PRIVATE LIMITED [Strike Off] CIN = U45209PN2010PTC137319

Company & Directors' Information:- C & C INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U74210PN2008PTC133179

Company & Directors' Information:- M N V INFRASTRUCTURE (INDIA) PRIVATE LIMITED [Strike Off] CIN = U45202AN2010PTC000130

Company & Directors' Information:- S C N INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U67200TG1995PTC021606

Company & Directors' Information:- R P V S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45203TG2011PTC072772

Company & Directors' Information:- S P H R INFRASTRUCTURE PVT LTD [Strike Off] CIN = U45209WB2006PTC109280

Company & Directors' Information:- D D AUTO PRIVATE LIMITED [Active] CIN = U74899DL1985PTC022306

Company & Directors' Information:- J V INFRASTRUCTURE PRIVATE LIMITED [Under Process of Striking Off] CIN = U45201DL2005PTC139686

Company & Directors' Information:- S I S INFRASTRUCTURE PRIVATE LIMITED [Under Process of Striking Off] CIN = U70200DL2014PTC263278

Company & Directors' Information:- A S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70109DL1996PTC084029

Company & Directors' Information:- P G INFRASTRUCTURE PRIVATE LIMITED [Converted to LLP] CIN = U70109DL1996PTC084030

Company & Directors' Information:- B S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70109DL1996PTC084031

Company & Directors' Information:- M S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70109DL1996PTC084032

Company & Directors' Information:- Z M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200GJ2010PTC063179

Company & Directors' Information:- C R AUTO PRIVATE LIMITED [Strike Off] CIN = U34300PB1997PTC020137

Company & Directors' Information:- J B C INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45203PN1998PTC112753

Company & Directors' Information:- J K L INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45203TG1998PTC030087

Company & Directors' Information:- R L E S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45309TN2008PTC069251

Company & Directors' Information:- I I C INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70109DL2006PTC152588

Company & Directors' Information:- H. G. INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201GJ2007PTC049740

Company & Directors' Information:- AND INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U74999PY2016PTC008099

Company & Directors' Information:- J INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70200UR2012PTC000254

Company & Directors' Information:- T S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70100MP2008PTC021187

Company & Directors' Information:- G T INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200GJ2011PTC064637

Company & Directors' Information:- G L INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201GJ2007PTC050660

Company & Directors' Information:- K AND K AUTO PRIVATE LIMITED [Active] CIN = U29199TZ1996PTC007431

Company & Directors' Information:- M I J INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201DL2004PTC125213

Company & Directors' Information:- J K M AUTO PRIVATE LIMITED [Strike Off] CIN = U34300DL2005PTC143914

Company & Directors' Information:- B T INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202GJ2004PTC043463

Company & Directors' Information:- K AND K AUTO PRIVATE LIMITED [Not available for efiling] CIN = U34300DL1988PTC032426

Company & Directors' Information:- H B AUTO (INDIA) PRIVATE LIMITED [Active] CIN = U50401OR1988PTC002075

Company & Directors' Information:- S B H INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U60231MH2011PTC217039

Company & Directors' Information:- Z & B INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70200MH2007PTC166887

Company & Directors' Information:- S & O INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400MH2011PTC214034

Company & Directors' Information:- S B G AUTO PRIVATE LIMITED [Strike Off] CIN = U50101MH2006PTC158566

Company & Directors' Information:- D P S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200MH2006PTC159955

Company & Directors' Information:- M N A INFRASTRUCTURE PRIVATE LIMITED [Converted to LLP] CIN = U45400TG2009PTC063947

Company & Directors' Information:- T S A INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400UP2014PTC065137

Company & Directors' Information:- V B G INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70100TG2010PTC069278

Company & Directors' Information:- G S V INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45209TG2008PTC059195

Company & Directors' Information:- M N C INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45209TG2011PTC077524

Company & Directors' Information:- M W INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201CH2008PTC031045

Company & Directors' Information:- M I T INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400DL2008PTC180830

Company & Directors' Information:- V N INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400DL2010PTC203928

Company & Directors' Information:- G J INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400DL2012PTC239594

Company & Directors' Information:- A TO Z INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400DL2014PTC272671

Company & Directors' Information:- M N INFRASTRUCTURE SERVICES PRIVATE LIMITED [Strike Off] CIN = U74999DL2006PTC144859

Company & Directors' Information:- K K S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U74999DL2007PTC159678

Company & Directors' Information:- U R INFRASTRUCTURE COMPANY PRIVATE LIMITED [Active] CIN = U45201DL2004PTC127085

Company & Directors' Information:- I K INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201DL2005PTC135711

Company & Directors' Information:- S S T INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201DL2005PTC137437

Company & Directors' Information:- D S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201DL2005PTC138026

Company & Directors' Information:- A J S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201DL2005PTC140640

Company & Directors' Information:- M R INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201DL2005PTC143565

Company & Directors' Information:- V INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70200DL2009PTC191676

Company & Directors' Information:- O P AUTO PRIVATE LIMITED [Active] CIN = U51103DL2008PTC181391

Company & Directors' Information:- D K S AUTO PVT LTD [Strike Off] CIN = U34300DL2001PTC111465

Company & Directors' Information:- C L K AUTO PRIVATE LIMITED [Strike Off] CIN = U34300DL2003PTC118551

Company & Directors' Information:- K W INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70102DL2011PTC224462

Company & Directors' Information:- A S M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70102DL2015PTC279049

Company & Directors' Information:- J V B INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70102DL2015PTC283560

Company & Directors' Information:- A K S T INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70109DL2012PTC236675

Company & Directors' Information:- M. A. INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200DL2007PTC158810

Company & Directors' Information:- G S K INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200DL2006PTC155120

Company & Directors' Information:- H V INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200DL2007PTC158234

Company & Directors' Information:- R. R. G INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200DL2007PTC170567

Company & Directors' Information:- B P M INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200DL2008PTC179121

Company & Directors' Information:- M & H INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U80904DL2007PTC166303

Company & Directors' Information:- B H I INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70101MP2012PTC029256

Company & Directors' Information:- S AND Y INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200MP2013PTC031382

Company & Directors' Information:- P V R N INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400HR2010PTC040311

Company & Directors' Information:- C D INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U74900HR2007PTC037175

Company & Directors' Information:- R J S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201GJ2009PTC055941

Company & Directors' Information:- B R B INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201GJ2008PTC053682

Company & Directors' Information:- B. R. INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201GJ2008PTC054103

Company & Directors' Information:- T H D INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200KL2012PTC032595

Company & Directors' Information:- J S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45203GJ2003PTC042641

Company & Directors' Information:- A L E M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U29308GJ2020PTC118118

Company & Directors' Information:- D H INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400MH2021PTC353332

Company & Directors' Information:- J B INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U64200GJ2021PTC121701

Company & Directors' Information:- K B H AUTO PRIVATE LIMITED [Strike Off] CIN = U74899DL2000PTC107258

Company & Directors' Information:- A AND H INFRASTRUCTURE LIMITED [Strike Off] CIN = U45203MH1998PLC117368

Company & Directors' Information:- D L C INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201PB2007PTC031022

Company & Directors' Information:- R S J INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45300DL2007PTC167583

Company & Directors' Information:- N K INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200DL2006PTC156614

Company & Directors' Information:- R K AUTO INDIA PVT LTD [Strike Off] CIN = U99999DL2000PTC901836

    W.P.(C) Nos. 1511 of 2019, 1517 of 2019, 1567 of 2019, 1583 of 2019, 5148 of 2015 & 8578 of 2015 & CM APPL. No. 18553 of 2015

    Decided On, 13 February 2020

    At, High Court of Delhi

    By, THE HONOURABLE MR. JUSTICE NAJMI WAZIRI

    For the Appellants: Anurag Chowdhary, Saurabh Jain, Advocates. For the Respondents: Akarsh Bhalla, Pankaj Anil Arora, Advocates.



Judgment Text

Oral:1. These petitions impugn the awards dated 25.10.2016, 28.01.2017, 12.01.2017, 30.01.2014 and 02.01.2014 passed by the learned Labour Court holding that: i) there was an employee-employer relationship between the petitioner and the respondents and ii) directing payment of lump sum monies to the respondents on account of illegal termination of their services. The petitioner contends that the impugned orders have erred, insofar as the respondents were not employees but only Business Associates. The learned counsel for the petitioner refers to the Business Agreement between the parties.2. A rationale for the aforesaid conclusion in the impugned order, is as under:Here in view of above referred depositions made by claimant / WW-1 Vikram Chaudhary admittedly Business Agreement Ex.MWl/2 (also exhibited as Ex.WWl/Mlx) bears the signatures of the claimant. In the totality of facts and circumstances of this case, this court can proceed with the assumption that Business Agreement Ex, MW1/2 (also exhibited as Ex.WWl/Mlx) was executed between the parties.NOW this Court shall make an attempt to know the nature of relationship between the management and the claimant in terms of business agreement Ex. MW1/2 (also exhibited as Ex, WWl/Mlx). In particular the Court will try to know whether relationship of employer and employee can be said to have existed between the management and the claimant on the basis of the business agreement Ex. MW1/2 (also exhibited as Ex. WWl/Mlx) or that claimant' worked as a Business Associate and not as an employee with the management.Unless and until there existed relationship of employer and employee between the management and claimant, claimant cannot fall within the definition of section 2(s) of the Industrial Disputes Act, 1947. Also, ifin the totality of facts and circumstances of this case, claimant is held to be an employee of management and, thus, a workman of the management, the fact that claimant has been mentioned as a Business Associate in the Business Agreement would not affect the status of the claimant as of an employee of the management. Mere designation/description given to claimant in the Business Agreement is of no importance and the nature of real relationship existing between the claimant & management is to be determined keeping in view totality of all the relevant facts and circumstances of this case.Determination of the vexed questions as to whether a contract is a contract of service or contract for service has never been an easy task. There is no hard and fast rule. The question in each case has to be answered having regard to the facts involved therein. No single test - be it control test, be it organisation or any other test - has been held to be the determinative factor for determining the jural relationship of employer and employee,In Shivanandan Sharma Vs. Punjab National Bank Ltd. MANU/SC/0054/1955 the Hon'ble Supreme Court has observed that supervision and control test is the prima facie test for determining the relationship of employment, The nature and extent of control required to establish .such relationship would vary from business to business and, thus, cannot be given a precise definition. The nature of business for the said purpose is also a relevant factor.A contract of service is one in which a person undertakes to serve another and to obey his reasonable orders within the scope of the duty undertaken. It is the element of control of the work that distinguishes the relationship of master and servant from the independent contract relationship. The most important test in determining whether one employed to do certain work is an independent contractor or a mere servant is the control over the work which is reserved to the employer. In other words, the identifying mark of the servant is that he should be under the control or supervision of the employer in respect of the details of the work. In law. time honoured expression 'master and servant' indicates the relationship which when one person who employs another to do certain work exercises the right of control over the performance of the work to the extent of prescribing the manner in which It IS to be executed. The employer is the master and the person who is employed is the servant. The words 'employer and employee' are the out-growth of the old term 'master and servant'; they have been adopted by the reason of the shift of the relation in general from a personal to an impersonal one and are the terms now commonly used to describe the relationship. It would seem that the terms 'employer and employee' make a better designation of the relation in this industrial age.It is now clear that it is impossible to define a contract of service in the sense of stating a number of conditions which are both necessary to, and sufficient for, the existence of such a contract.In Indian Overseas Bank I.O.B. Staff Canteen Workers' Union and Anr. MANU/SC/0272/2000 the Hon'ble Supreme Court has observed that "The standards and nature of tests to be applied for finding out the existence of master and servant relationship cannot be confined to or concertized into fixed formula(e) for universal application, invariably in all class or category of cases. Though some common standards can be devised, the mere availability of any one or more or their absence in a given case cannot by itself be held to be decisive of the whole issue, since it may depend upon each case to case and the peculiar device adopted by the employer to get his need fulfilled without rendering him liable. That being the position, in order to safeguard the welfare of the workman, the veil may have to be pierced to get at the realities. Therefore, it would be not only impossible but also not desirable to lay down abstract principles or rules to serve as a ready reckoned (sic) for all situations and thereby attempt to compartmentalize and peg them into any pigeonhole formulae, to be insisted upon as proof of such relationship. This would only help to perpetuate practicing unfair labour practices than rendering substantial justice to the class of persons who are invariably exploited on account of their inability to dictate terms relating to conditions of their service. Neither all the tests nor guidelines indicated as having been followed in the decisions noticed above should be invariably insisted upon in every case, nor the mere absence of any one of such criteria could be held to be decisive of the matter. A cumulative consideration of a few or more of them, by themselves or in combination with any other relevant aspects, may also serve to be a safe and effective method to ultimately decide this often agitated question. Expecting similarity' or identity of facts in all such variety or class of cases involving different type of establishments and in dealing with the different employers would mean seeking for things, which are only Impossible to find."In Sh. Chintaman Rao and Ann Vs. The State of Madhya Pradesh 1958 SCR 1340 the Hon'ble Supreme Court has observed that".....The concept of employment involves three ingredients (1) employer, (2) employee and (3) the contract of employment, The employer is one who employs, i.e. one who engages the services of other persons. The employee is one who works for another for hire. The employment is the contract of service between the employer and the employee whereunder the employee agrees to serve the employer subject to his control and supervision....".The prima facie test for the determination of the relationship between master and servant is the existence of the right in the master to supervise and control the work done by the servant not only in the matter of directing what work the servant is to do but also the manner in which he shall, do his work. Whether in a given case there existed relationship of employer and employee, is a question of tact to be decided by all the circumstances of the case. The greater the amount of direct control exercised over the person rendering the services by the person contracting for them, the stronger the ground for holding it to be a contract of service, and similarly the greater the degree of independence of such control, the greater the probability that the services rendered are of the nature of professional services and that the contract is not of service. To determine whether there existed relationship of employer and employee in a given case regard has to be had to the real relation between the parties as shown by all relevant facts taken together. Use of specific words, by itself, in the agreement cannot be conclusively determinative of existence of real relationship between the parties. Merely because business agreement Ex. MW1/2 mentions the claimant as "BUSINESS ASSOCIATES", it cannot be said that claimant was as a matter of fact in reality was a "BUSINESS ASSOCIATES" of the management.BUSINESS AGREEMENT EX,MW-l/2 (ALSO EX.WW-1/M1X) ALONGWITH ADDENDUMAGREEMENT DATED 11.02,2010 IS BEING ANNEXEDHEREWITH AS ANNEXURE - AAS PART AND PARCEL OF THIS AWARDBy virtue of Clause (9); Relationship of the Parties in the Annexure - A management want to show/prove that claimant was an independent Business Associate or, if one may say so, contractor rather than an employee /agent /joint venture /partner of the management. It is pertinent to note that above clause is contrary to stand of the management as pleaded in the WS to the effect that status of Business Associate/Claimant was that of a partner in the business.As per WHEREAS Clause in Annexure - A management is engaged in amongst others, owning and managing the business of Radio Taxi. Thus, business of Radio Taxi is a regular business of management. As per this clause services of claimant have been offered and agreed to be availed "on an exclusive basis". This aspect of providing of his exclusive services by claimant to management to some extent, if not exhaustively/wholly, negates the possibility of claimant being a Business Associate and support the belief that claimant entered into contract, of service with management. Clause 3): OBLIGATIONS OF BUSINESS ASSOCIATE. - Sub Clause (m) specifically provides that, " This agreement is for provision of services...." i.e. contract of service and not contract for service.In the words of Lord Denning, '.......under a contract of service, a man is employed as a part of the business, and his work is done as an integral part of the business; whereas, under a contract for services, his work, although done for the business, is not intergated into it but is only assessory to it.' (Stevenion, Jordan & Harrison Ltd. Vs. MacDonald &Evans [1952] 1 TLR JO], 111 (CA), per Lord Denning LJ. Here claimant has been employed as driver to run/drive the radio taxi owned by management. Thus, claimant can be said to have been employed as a part of business of management and claimant is doing work as an integral part of the business of the management. Thus, by applying the organizational principle as well, claimant can be said to be working under a contract of service with the management. Work of claimant cannot be said to be only accessory to the main business of the management.As per CLAUSES (1) & (2) of the Business Agreement (Annexure - A) entire initial capital and another expenses on the radio taxi to be driven by claimant have borne by management. Even the expenses of medi-claim insurance of claimant/his spouse have been agreed to be borne by management. Notably claimant, as per Clause (e), is not having even free access in the premises of the management.As per CLAUSE (3) : OBLIGATIONS OF BUSINESS ASSOCIATE, of the Business Agreement (Annexure - A) entire revenue earned by claimant is to be deposited by him with the management on daily basis immediately on completion of duty. There is an agreement as regards the way claimant has to behave during performance of his services under the business agreement. The clauses (3)(f), (g), (i) & (j) are indicative of existence of contract of service between claimant & management rather than contract for service. Claimant is bound to run taxi for minimum of 12 hours a day & 26 days a month. This shows control of management over working hours per day & no. of days in a month of the claimant and management can have such a control when there exist contract of service between the two when there exist contract for service. As per clause 3(s) claimant is not authorized to get the taxi repaired through any person except ORIX or authorized Service Centre of ORIX. No discretion has been left with claimant in this regard. As, per clause (3) (v) claimant even cannot fit any accessories, fittings, stickers etc. without prior written permission of ORIX. This all shows the extent of control of the management qua the claimant with regard to taxi run by claimant.As per Clause (7): TERM AND TERMINATION of Annexure - A claimant was supposed to work upto the satisfaction of management and management had the right to terminate the Agreement services of claimant unilaterally. Here claimant used to be made to work through DDS System. As pleaded by management in the WS, based on the calls received by a Call Center created by the management, the calls are routed through the DDS System to the Business Associate who then reaches the targeted customer. Further, as admitted by management in the WS, the some of the Business Associates were plying the Radio Taxi for some of the establishment who had negotiated with the management for recurring business. Also, as per Clause (2): OBLIGATIONS OF ORIX- Sub - Clause (I), "....ORIX shall provide marketing assistance to Business Associate to generate Business." There is nothing to suggest that claimant had any option to decline the work/business offered by the management. This all shows that claimant worked under the control and supervision of management.The extent of control over the claimant/Business Associate in terms of above guidelines is indicative of existence of employer employee relationship between the management and claimant.Merely because claimant was allowed to pick up walk in passengers on load does not bring about a change in the relationship existing between claimant and management in as much as entire revenue collected by the claimant in day was to be deposited by claimant with the management, Also merely because claimant was engaged by management on profit sharing formula basis does not necessarily mean that there did not exist relationship of employer and employee between the management & claimant. Mode/criteria of payment is not the determinative factor to decide whether there existed relationship of employer and employee or not. The fact that as per Payout claimant received variant amounts is not a factor affecting the decision of the Court on the question whether there existed relationship of employer and employee between the management and the claimant. What matters is the extent of control and supervision exercised by the management on the work and conduct of the claim, and not the criteria on the basis of which remuneration is paid to the claimant for the work done by him under the control and supervision of the management. In case law reported as Shining Tailors Vs. Industrial Tribunal II, U.P., Lucknow & Ors, AIR 1984 SC 23 relationship of employer and employee was held to be existing between the employer and piece rated workers. In this case claimant was to be paid on the basis of revenue earning total km run of the taxi in a month. Management is in the business of plying Radio Taxi commercially as its, inter alia, main business object, Thus, unless it agreed to pay the driver on the basis of revenue earning total km run of the taxi driven by claimant in a month, possibly it cannot effectively, efficiently or smoothly run its business. Merely because management had allowed the claimant to keep the vehicle in his possession all the time does not bring about a change in the relationship found to be existence in the facts and circumstances of this case.It is not case of management that claimant had any right to participate in meetings of the management company. As per Business Agreement what was agreed was that claimant had to provide his services as a Driver of the radio taxi owned by the management and nothing more. This all suggest that business agreement was not on principal to principal basis but it was on the basis of employer &employee.Failure on the part of claimant to support his case through documentary proof, the fact that claimant did not disclose about Business Agreement Ex. MWI/2 (also exhibited as Ex, WWl/Mlx) in the statement of claim and failure on the part of claimant to file his bank statement is / are to no effective consequences in as much as case/issues involved herein can be decided/adjudicated upon by the court on the basis of material which has been brought on record by the parties.In my considered opinion, while determining nature of real relationship existing between the parties by virtue of Business Agreement Ex. MWI/2 (also exhibited as WWl/Mlx) the objective (whether it has been drafted with a view to defeat the benefits available to the claimant under the labour laws) need not been examined / gone into by the court and what is to be seen by the court is the exact nature of relationship arising as a matter of fact between the parties by virtue of provisions of such Business Agreement. It is equally immaterial that terms of Business Agreement are so as to comply, if really so, with the provisions of Motor Vehicles Act, 1988, Delhi Motor Vehicle Rules, Central Motor Vehicle Rules or Radio Taxi Scheme 2006. What is material is the nature of resultant relationship between the parties. None of the case laws relied upon by the management is of no help to the management in the facts and circumstances of this case inasmuch as it is well settled that judicial precedent cannot be followed as a statute and has to be applied with .reference to the facts of the case involved in it, The ratio of any decision has to be understood in the background of the facts of that case. What is of the essence in a decision Is its ratio and not every observation found therein nor what logically follows from the various observations made in it, It has to be remembered that a decision is only an authority for what it actually decides. It is well settled that a little difference in facts or additional facts may make a lot of difference in the precedential value of a decision. The ratio of one case cannot be mechanically applied to another case without regard to the factual situation and circumstances of the two cases.In view of above detailed discussion it can be safely concluded that as per business agreement Ex. MW1/2 (also exhibited as WWl/Mlx), which is an admitted document of management as being relied upon by management, it cannot be said that claimant was a partner with the management even for the purposes of running the radio taxi and, in fact, there existed, relationship of employer & employee between the management &claimant keeping in view the extent of control and supervision of the management over the workman and also by applying organizational principle. "3. The Court however, would note that certain important elements of the agreement have not been taken into consideration, in particular the agreement unequivocally records that: it was a principal to principal arrangement. The primary and fundamental understanding between the parties that both were to contribute to the business, wherein one party would provide mechanism and the machinery (motor vehicles) and the other party -the Business Associate, would provide the services for running the vehicle for 12 hours for 26 days a month and revenue generated in the process would be shared on a fixed basis. How much revenue was necessarily to be generated was never fixed. It was entirely dependent upon the working style, commitment and luck of the Business Associate i.e. it would depend upon the number of passengers the Business Associate got to serve through the petitioner's messaging service and/or the walk-in passengers. So, there would always be an element of luck apropos the generation of revenue, which would be shared at the end of the month. There was no fixed monthly amount to be taken away by the Business Associate who claims to be an employee of the petitioner.4. Furthermore, nothing in the agreement shows that the Business Associate was supposed to work for a particular duration within the course of the day. His working was not directly under the watchful eyes of the petitioner. He could drive the vehicle anywhere in the city, at any time during 24 hours of the day. His conduct with passengers was also not under watch of the petitioner. The relevant clauses of the business agreement dated 02.05.2007 are reproduced as under:"(e) This agreement is a principal to principal arrangement and does not create now or in the future any relation of employer - employee between ORIX and the Business Associate. In the event Business Associate or any other person(s) on its behalf or any Government, statutory or any other agency raises any demands or claim or brings any action against ORIX on the ground that the Business Associate is working for or at the premises of ORIX then and in that event Business Associate shall settle the matter immediately and to the complete satisfaction of ORIX. Business Associate hereby agrees that any expenses, legal or otherwise, if any, shall be the liability of Business Associate. Business Associate further agrees to indemnify and keep ORIX indemnified against all such expenses, losses, damages or action that may be suffered or brought against ORIX in respect of the Business Associate providing service under this Agreement.(f) The Business Associate is not authorized to hire any person on behalf of ORIX and that the personnel if designated by the Business Associate to carry out its obligations under this Agreement shall at all times be the employee(s) of the Business Associate(g) The Business Associate can appoint, any other chauffeur only in case of unforeseen circumstances beyond the control of Business Associate, during his absence to drive the Radio Taxi but the same would require a prior approval from ORIX on case to case basis. This would at no point of time mean that the Business Associate can appoint any other person to drive the Radio Taxi for long periods or for the entire term of contract until specifically approved by ORIX in writing. However in such circumstances the replacement of chauffeur will be at the sole risk and cost of Business Associate and ORIX will not be responsible for any compliances of statute on behalf of such replacement, including applicable Labour Laws. "5. The aforesaid clauses clearly show that the Business Associate i.e. stated to be the driver of the vehicle, could appoint any other driver as a chauffer for the vehicle, in exigent circumstances. Albeit, for such substitution or replacement of driver, the prior approval of the petitioner was to be taken, since it was the latter's vehicle which the substituted driver would be driving. In other words, the agreement is not of services of the individual but for services to be rendered by him. The petitioner-taxi owner, was only concerned with the plying of the taxi for 12 hours a day for 26 days a month, for which there was a fixed enabling amount of Rs. 5,000/-per month to the Business Associate.6. For a person to be considered as an employee, it is that individual's services which are to be duly remunerated; whereas in the present case, it was not necessary that the services of that individual-the Business Associate, be performed for payment of remuneration or his share of the business generated in a particular month. The remuneration was not dependent upon his services since the same could be rendered by another person. The arrangement between the replaced driver and the Business Associate would entirely be their concern, with no liability on the taxi owner/petitioner. Indeed, it is so iterated in clause F (supra) which shows that if a person is designated by the Business Associate to carry out the obligations of such Business Associate, then such person shall at all times be the employee of the Business Associate i.e. the conduct, work, liability, etc., emanating from the engagement of the replaced driver would have no bearing on the taxi owner-petitioner.7. The learned counsel for the respondents submits that clause J of the business agreement restricts the use of the vehicle for any party other than what is spelt in the agreement, without prior consent of the petitioner. The Court is unable to see how this clause can be termed as establishing any form of employer and employee relationship. The petitioner has only safeguarded itself from the misuse of the vehicle, to ensure that it is not put to illegitimate use and/or to such use as may render the petitioner liable for unforeseen circumstances, especially apropos their insurance contracts and/or their business profile and goodwill.8. Interestingly, the agreement does not limit the employee from carrying out similar business or enterprise in a competing business. Furthermore, the Court would note that unlike in an employer-employee relationship whereunder, the liabilities of the employee, in the course of his duties, is covered entirely by the employer; in the present case, a whole lot of financial liabilities fastened responsibilities upon the Business Associate. For example, the Second Schedule of the agreement casts the following responsibility upon t

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he Business Associate: "i) upkeep of radio taxi, ii) cassettes & CD in radio taxi, Hi) magazines and newspapers in radio taxi, iv) safety and security of radio taxi, v) cost of ownership conversion, vi) mobile communication, Printer roll in vehicle, vii) repair and maintenance over and above 3 insurance allowance per annum, viii) fuelling of the vehicle " and in clause E (4), (5) and (6), it stipulates that: "ix) replacement driver be provided by the Business Associate, x) penalties for non-compliance to be borne by the Business Associate and xi) challans for traffic rules disobedience ". Similarly, in Clause G, it is mentioned that: "xii) local taxes and parking, xiii) court cases hearing on accidents, xiv) 15 days notice prior to going on leave ". Interestingly, both parties could walk away from the contract with prior notice of termination.9. All these clauses go to show that there was clear monetary liability upon the Business Associate driver for providing services for running of the radio taxi, in a manner that would generate revenue for both parties, of which 40% would come to the share of the Business Associate and from this 40%, Rs. 5,000/- would be set-off, which was given at the beginning of the month. In effect, the said amount was only a facilitating amount for each month. A facilitating amount or at best, cash in hand, cannot be deemed to be a fixed salary.10. What emanates from the preceding discussion is that there was no employee and employer relationship, instead the agreement was clearly principal and principal relationship. Financial liability was envisaged and cast upon both parties and there was no direct supervision by the petitioner upon the work of the Business Associate. The maintenance of vehicle, filling of fuel, payment of penalties, challans, local taxes and parking, upkeep and many other expenses were to be borne by the Business Associate, who is sought to be termed as an employee. Surely, no employee has to bear such costs on behalf of his management. The monthly emoluments of the Business Associates were also not fixed. From the preceding discussion, it is clear that there was no employer and employee relationship. Therefore, the business agreement clearly factors-in the uncertainties of revenue generations from month to month; the suspense of what would be the share of the business at the end of the month as opposed to the fixed salary which is known to an employee. Unlike an employer, the services of Business Associate were not specific to him, because he could substitute a driver in place of himself and for such arrangement he only would be liable without any responsibility of the petitioner. Accordingly, the impugned order is set aside.11. The amounts deposited by the petitioner be refunded to it.12. The petitions are allowed and disposed-off in terms of the above.
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