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



M/s. Reddy Infratech Private Limited v/s M/s. Overseas Infrastructure Alliance (India) Private Limited


Company & Directors' Information:- R P G OVERSEAS PRIVATE LIMITED [Active] CIN = U74899DL1989PTC035238

Company & Directors' Information:- K L S R INFRATECH LIMITED [Active] CIN = U45400TG2011PLC072158

Company & Directors' Information:- M K OVERSEAS PRIVATE LIMITED [Active] CIN = U25209DL1987PTC029976

Company & Directors' Information:- G R INFRATECH PRIVATE LIMITED [Active] CIN = U45201RJ2010PTC031015

Company & Directors' Information:- G R INFRATECH PRIVATE LIMITED [Amalgamated] CIN = U45201GJ2010PTC098472

Company & Directors' Information:- P K OVERSEAS PRIVATE LIMITED [Active] CIN = U74899DL1994PTC059051

Company & Directors' Information:- U & M OVERSEAS PRIVATE LIMITED [Active] CIN = U25200DL2007PTC165258

Company & Directors' Information:- R T INFRATECH PRIVATE LIMITED [Active] CIN = U45400WB2011PTC160181

Company & Directors' Information:- B R K OVERSEAS PRIVATE LIMITED [Active] CIN = U51311DL2002PTC117390

Company & Directors' Information:- A V I OVERSEAS PRIVATE LIMITED [Active] CIN = U74899DL1994PTC059014

Company & Directors' Information:- J C OVERSEAS LIMITED [Active] CIN = U65993WB1999PLC090116

Company & Directors' Information:- J S OVERSEAS PVT LTD [Active] CIN = U74899DL1994PTC058039

Company & Directors' Information:- OVERSEAS INFRASTRUCTURE ALLIANCE (INDIA) PRIVATE LIMITED [Active] CIN = U65920MH1989PTC052900

Company & Directors' Information:- H A OVERSEAS PRIVATE LIMITED [Active] CIN = U55101CH1999PTC032886

Company & Directors' Information:- B. R. OVERSEAS LIMITED [Active] CIN = U24111MP1973PLC001244

Company & Directors' Information:- A T OVERSEAS LTD [Active] CIN = U17115PB1995PLC015815

Company & Directors' Information:- A L OVERSEAS PRIVATE LIMITED [Active] CIN = U15300DL2013PTC250975

Company & Directors' Information:- D R OVERSEAS PRIVATE LIMITED [Active] CIN = U15122DL2013PTC253214

Company & Directors' Information:- M R OVERSEAS PRIVATE LIMITED [Active] CIN = U01111DL1998PTC092787

Company & Directors' Information:- ALLIANCE OVERSEAS PRIVATE LIMITED [Active] CIN = U74899DL1995PTC067641

Company & Directors' Information:- B C C OVERSEAS PRIVATE LIMITED [Active] CIN = U74899DL1994PTC058775

Company & Directors' Information:- R B OVERSEAS PVT LTD [Active] CIN = U24200MH1982PTC028320

Company & Directors' Information:- S L OVERSEAS PRIVATE LIMITED [Active] CIN = U74899DL1999PTC099800

Company & Directors' Information:- B L OVERSEAS PRIVATE LIMITED [Active] CIN = U51109DL2008PTC177039

Company & Directors' Information:- G D R OVERSEAS LIMITED [Strike Off] CIN = U51909TN1994PLC028831

Company & Directors' Information:- N. H. INFRATECH PRIVATE LIMITED [Active] CIN = U70102UP2013PTC057055

Company & Directors' Information:- S. B. OVERSEAS PVT LTD [Active] CIN = U27101WB1994PTC065565

Company & Directors' Information:- G B OVERSEAS PRIVATE LIMITED [Active] CIN = U51109WB2007PTC116567

Company & Directors' Information:- G B OVERSEAS PRIVATE LIMITED [Active] CIN = U74110DL2007PTC317094

Company & Directors' Information:- D K S INFRATECH INDIA PRIVATE LIMITED [Active] CIN = U45400UP2015PTC070754

Company & Directors' Information:- P. N. A. INFRATECH PRIVATE LIMITED [Active] CIN = U45200UP2006PTC061782

Company & Directors' Information:- AT OVERSEAS INDIA PRIVATE LIMITED [Active] CIN = U74900DL2015PTC276303

Company & Directors' Information:- M D OVERSEAS LIMITED [Active] CIN = U52110DL1980PLC011099

Company & Directors' Information:- R C OVERSEAS PRIVATE LIMITED [Active] CIN = U74899DL1991PTC045610

Company & Directors' Information:- S K INFRATECH PRIVATE LIMITED [Active] CIN = U70102DL2009PTC195508

Company & Directors' Information:- ALLIANCE INFRATECH PRIVATE LIMITED [Active] CIN = U27109WB2004PTC097743

Company & Directors' Information:- B E INFRATECH PRIVATE LIMITED [Active] CIN = U70102UP2010PTC040469

Company & Directors' Information:- N. M. INFRATECH PRIVATE LIMITED [Active] CIN = U45201CT2010PTC021959

Company & Directors' Information:- A K INFRATECH INDIA PRIVATE LIMITED [Strike Off] CIN = U45400DL2007PTC166364

Company & Directors' Information:- S. R. O. OVERSEAS PRIVATE LIMITED [Active] CIN = U51101DL2014PTC268846

Company & Directors' Information:- K P OVERSEAS LIMITED [Active] CIN = U51311DL2004PLC125574

Company & Directors' Information:- N P INFRATECH PRIVATE LIMITED [Active] CIN = U45400UP2010PTC041169

Company & Directors' Information:- M I OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U74899DL1987PTC026966

Company & Directors' Information:- R F OVERSEAS PRIVATE LIMITED [Active] CIN = U51909PB1997PTC019643

Company & Directors' Information:- M R K OVERSEAS PRIVATE LIMITED [Active] CIN = U74899DL1984PTC018631

Company & Directors' Information:- L & W OVERSEAS PRIVATE LIMITED [Active] CIN = U17221PB2013PTC037343

Company & Directors' Information:- G T B INFRATECH PRIVATE LIMITED [Active] CIN = U70102DL2013PTC262831

Company & Directors' Information:- C D OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U51909DL1997PTC085553

Company & Directors' Information:- D. L. INFRATECH PRIVATE LIMITED [Active] CIN = U70102UP2012PTC051029

Company & Directors' Information:- THE INDIA COMPANY PRIVATE LIMITED [Active] CIN = U74999TN1919PTC000911

Company & Directors' Information:- J D OVERSEAS PRIVATE LIMITED [Active] CIN = U74899DL1990PTC038866

Company & Directors' Information:- H S INFRATECH PRIVATE LIMITED [Active] CIN = U45200DL2007PTC171389

Company & Directors' Information:- M. L. INFRATECH PRIVATE LIMITED [Strike Off] CIN = U70102UP2012PTC049517

Company & Directors' Information:- V. S. INFRATECH (INDIA) PRIVATE LIMITED [Active] CIN = U45400UP2008PTC035313

Company & Directors' Information:- K A S INFRATECH PRIVATE LIMITED [Active] CIN = U70100DL2014PTC264637

Company & Directors' Information:- S. J. INFRATECH PRIVATE LIMITED [Active] CIN = U45201GJ2008PTC055572

Company & Directors' Information:- A A P OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U51909KA2007PTC042105

Company & Directors' Information:- D H INFRATECH PRIVATE LIMITED [Active] CIN = U72200WB2007PTC114579

Company & Directors' Information:- K G OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U74899DL1993PTC054832

Company & Directors' Information:- OVERSEAS CORPN. PVT LTD [Active] CIN = U67120WB1947PTC014910

Company & Directors' Information:- P AND S INFRATECH PRIVATE LIMITED [Active] CIN = U45201OR2008PTC010495

Company & Directors' Information:- D S INFRATECH PRIVATE LIMITED [Active] CIN = U45400HR2010PTC040726

Company & Directors' Information:- G R OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U74899DL1992PTC050950

Company & Directors' Information:- D N R INFRATECH INDIA PRIVATE LIMITED [Strike Off] CIN = U45200TG2011PTC072007

Company & Directors' Information:- A M D OVERSEAS PRIVATE LIMITED. [Active] CIN = U52110DL1980PTC010622

Company & Directors' Information:- M S D OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U74899DL1995PTC069001

Company & Directors' Information:- R K G OVERSEAS PRIVATE LIMITED [Active] CIN = U51229DL1997PTC086734

Company & Directors' Information:- A TO Z INFRATECH PRIVATE LIMITED [Amalgamated] CIN = U45400DL2008PTC173245

Company & Directors' Information:- N D OVERSEAS PRIVATE LTD [Converted to LLP] CIN = U51900MH1994PTC076787

Company & Directors' Information:- N W OVERSEAS PRIVATE LIMITED [Active] CIN = U51507HR1999PTC034265

Company & Directors' Information:- B D INFRATECH PRIVATE LIMITED [Active] CIN = U74900UP2010PTC040295

Company & Directors' Information:- OVERSEAS INFRATECH PRIVATE LIMITED [Active] CIN = U70101DL2013PTC251450

Company & Directors' Information:- R. G. OVERSEAS LIMITED [Strike Off] CIN = U27104TN1981PLC008963

Company & Directors' Information:- P M OVERSEAS PRIVATE LIMITED [Active] CIN = U51909DL1991PTC045126

Company & Directors' Information:- AT INFRATECH PRIVATE LIMITED [Strike Off] CIN = U17291DL1994PTC063808

Company & Directors' Information:- J M B OVERSEAS PRIVATE LIMITED [Active] CIN = U51909WB1997PTC085224

Company & Directors' Information:- S C J OVERSEAS PRIVATE LIMITED [Active] CIN = U74899DL1993PTC052913

Company & Directors' Information:- M C S OVERSEAS PVT LTD. [Strike Off] CIN = U51909WB1994PTC063666

Company & Directors' Information:- B. J. OVERSEAS PVT. LTD. [Strike Off] CIN = U24134WB1994PTC063846

Company & Directors' Information:- A R S INFRATECH PRIVATE LIMITED [Strike Off] CIN = U45201DL2012PTC233450

Company & Directors' Information:- A H OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U51109UP1977PTC004421

Company & Directors' Information:- R M OVERSEAS LTD [Active] CIN = U51909PB1992PLC011971

Company & Directors' Information:- L O P OVERSEAS PRIVATE LIMITED [Active] CIN = U51109UP2001PTC026011

Company & Directors' Information:- R R OVERSEAS LTD [Active] CIN = U51909DL1993PLC054909

Company & Directors' Information:- U D OVERSEAS PRIVATE LIMITED. [Strike Off] CIN = U74999DL2000PTC105257

Company & Directors' Information:- P R INFRATECH PRIVATE LIMITED [Active] CIN = U45400DL2008PTC184432

Company & Directors' Information:- S A OVERSEAS PRIVATE LIMITED [Active] CIN = U51909DL2001PTC112769

Company & Directors' Information:- N N INFRATECH PRIVATE LIMITED [Active] CIN = U45200DL2012PTC233232

Company & Directors' Information:- C AND N INFRATECH INDIA PRIVATE LIMITED [Active] CIN = U45200AP2014PTC095393

Company & Directors' Information:- J. B. INFRATECH INDIA PRIVATE LIMITED [Active] CIN = U45202KA2007PTC041469

Company & Directors' Information:- T G INFRATECH PRIVATE LIMITED [Strike Off] CIN = U45204DL2011PTC225866

Company & Directors' Information:- A H R OVERSEAS PRIVATE LIMITED [Active] CIN = U51909DL2000PTC103069

Company & Directors' Information:- H S OVERSEAS PRIVATE LIMITED [Active] CIN = U51909DL2008PTC182147

Company & Directors' Information:- K & B INFRATECH PRIVATE LIMITED [Active] CIN = U45201OR2011PTC013295

Company & Directors' Information:- S P INFRATECH PRIVATE LIMITED [Active] CIN = U28113DL2009PTC193089

Company & Directors' Information:- S G OVERSEAS PRIVATE LIMITED [Active] CIN = U18101DL2000PTC105649

Company & Directors' Information:- INDIA CORPORATION PRIVATE LIMITED [Active] CIN = U65990MH1941PTC003461

Company & Directors' Information:- H L INFRATECH PRIVATE LIMITED [Active] CIN = U72900DL2007PTC163051

Company & Directors' Information:- R AND R OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U18101DL1987PTC030154

Company & Directors' Information:- D I F INFRATECH PRIVATE LIMITED [Active] CIN = U70102UP2015PTC070328

Company & Directors' Information:- M K INFRATECH PRIVATE LIMITED [Strike Off] CIN = U74140AS2009PTC009273

Company & Directors' Information:- D & D OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U51420OR2009PTC010779

Company & Directors' Information:- A TO Z OVERSEAS PRIVATE LIMITED [Active] CIN = U51909PB2007PTC031342

Company & Directors' Information:- B. P. INFRATECH PRIVATE LIMITED [Active] CIN = U74120UP2012PTC050141

Company & Directors' Information:- J P OVERSEAS PRIVATE LIMITED [Active] CIN = U74899DL1994PTC059744

Company & Directors' Information:- P G INFRATECH PRIVATE LIMITED [Active] CIN = U45201OR2010PTC011981

Company & Directors' Information:- R Q OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U51909MH2012PTC230840

Company & Directors' Information:- G S L INFRATECH INDIA PRIVATE LIMITED [Active] CIN = U70102UP2014PTC067435

Company & Directors' Information:- J M OVERSEAS PRIVATE LIMITED [Active] CIN = U51909WB2008PTC128957

Company & Directors' Information:- D N OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U24119DL1999PTC102409

Company & Directors' Information:- A-3 OVERSEAS PRIVATE LIMITED [Active] CIN = U36900HR2016PTC063750

Company & Directors' Information:- G-ALLIANCE PRIVATE LIMITED [Active] CIN = U20299KL2020PTC061648

Company & Directors' Information:- D M OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U74900DL1995PTC072532

Company & Directors' Information:- OVERSEAS (INDIA) LTD [Strike Off] CIN = U51909WB1945PLC012624

Company & Directors' Information:- B N OVERSEAS PVT LTD [Strike Off] CIN = U74899DL1991PTC042764

Company & Directors' Information:- S N R OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U00063KA1996PTC019873

Company & Directors' Information:- M H OVERSEAS LIMITED [Strike Off] CIN = U36911UP2000PLC025118

Company & Directors' Information:- V. R. OVERSEAS PRIVATE LIMITED [Active] CIN = U51109WB2006PTC107676

Company & Directors' Information:- P J K INFRATECH INDIA LIMITED [Strike Off] CIN = U70109PB2013PLC037175

Company & Directors' Information:- I E S (OVERSEAS) PVT LTD [Active] CIN = U31200WB1974PTC029343

Company & Directors' Information:- B AND H INFRATECH LIMITED [Active] CIN = U45209CH2010PLC032536

Company & Directors' Information:- V B OVERSEAS PRIVATE LIMITED [Active] CIN = U28995DL1996PTC077049

Company & Directors' Information:- J N OVERSEAS PRIVATE LIMITED [Active] CIN = U74899DL1994PTC060359

Company & Directors' Information:- V C OVERSEAS PRIVATE LIMITED [Active] CIN = U51900DL2007PTC166741

Company & Directors' Information:- T V A INFRATECH LIMITED [Strike Off] CIN = U70109DL2006PLC154309

Company & Directors' Information:- M P INFRATECH LIMITED [Strike Off] CIN = U45200MP2010PLC024751

Company & Directors' Information:- C L INFRATECH PRIVATE LIMITED [Strike Off] CIN = U70102HR2012PTC045548

Company & Directors' Information:- T M K OVERSEAS LIMITED [Strike Off] CIN = U51223KL1992PLC006416

Company & Directors' Information:- B. M. INFRATECH PRIVATE LIMITED [Under Process of Striking Off] CIN = U45204DL2010PTC201732

Company & Directors' Information:- V E OVERSEAS PVT LTD [Strike Off] CIN = U31909DL1981PTC011849

Company & Directors' Information:- S R D OVERSEAS PRIVATE LIMITED [Active] CIN = U52209DL2008PTC178806

Company & Directors' Information:- C M D OVERSEAS PVT LTD [Active] CIN = U74899DL1995PTC073068

Company & Directors' Information:- F & B INFRATECH PRIVATE LIMITED [Strike Off] CIN = U55101AS2010PTC010219

Company & Directors' Information:- M B OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U74899DL1994PTC061016

Company & Directors' Information:- B G OVERSEAS PRIVATE LIMITED [Under Process of Striking Off] CIN = U74899DL1990PTC038859

Company & Directors' Information:- S. R. INFRATECH PRIVATE LIMITED [Active] CIN = U45200MH2009PTC190243

Company & Directors' Information:- F S INFRATECH PRIVATE LIMITED [Active] CIN = U45400UP2012PTC053508

Company & Directors' Information:- C H S INFRATECH PRIVATE LIMITED [Strike Off] CIN = U45200TG2013PTC085657

Company & Directors' Information:- Z S INFRATECH PRIVATE LIMITED [Under Process of Striking Off] CIN = U70102UP2013PTC055750

Company & Directors' Information:- A G H INFRATECH PRIVATE LIMITED [Active] CIN = U45202UP2013PTC060726

Company & Directors' Information:- M N OVERSEAS PRIVATE LIMITED [Active] CIN = U51909WB2004PTC099257

Company & Directors' Information:- R L K OVERSEAS PRIVATE LIMITED [Converted to LLP] CIN = U74899DL1991PTC043115

Company & Directors' Information:- T P INFRATECH PRIVATE LIMITED [Strike Off] CIN = U45201DL2012PTC241787

Company & Directors' Information:- D K INFRATECH PRIVATE LIMITED [Active] CIN = U70102DL2009PTC193848

Company & Directors' Information:- U. P. INFRATECH PRIVATE LIMITED [Active] CIN = U45200DL2008PTC174142

Company & Directors' Information:- J S R OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U52399DL2009PTC190839

Company & Directors' Information:- K D OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U18101DL1982PTC013342

Company & Directors' Information:- S S B OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U74120WB1997PTC086041

Company & Directors' Information:- M K ALLIANCE PRIVATE LIMITED [Strike Off] CIN = U51109AS2000PTC006318

Company & Directors' Information:- C J OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U74899DL1991PTC045545

Company & Directors' Information:- A AND P OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U74999DL1992PTC048780

Company & Directors' Information:- INFRATECH INDIA PVT LTD [Strike Off] CIN = U99999DL1997PTC084925

Company & Directors' Information:- V & D OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U51909DL2009PTC186537

Company & Directors' Information:- A S P INFRATECH PRIVATE LIMITED [Strike Off] CIN = U45200DL2008PTC176484

Company & Directors' Information:- P G OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U74999DL1982PTC013479

Company & Directors' Information:- S N OVERSEAS PRIVATE LIMITED [Active] CIN = U74996DL2006PTC150004

Company & Directors' Information:- D. T. OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U36911UP1996PTC020289

Company & Directors' Information:- A R C OVERSEAS PRIVATE LIMITED [Active] CIN = U74899DL1989PTC036343

Company & Directors' Information:- T D OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U52590DL2013PTC257410

Company & Directors' Information:- V K OVERSEAS PVT LTD [Strike Off] CIN = U18209CH1990PTC010214

Company & Directors' Information:- J B OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U17220DL1983PTC016197

Company & Directors' Information:- K H OVERSEAS PVT LTD [Strike Off] CIN = U51496CH1989PTC009704

Company & Directors' Information:- M S INFRATECH PRIVATE LIMITED [Strike Off] CIN = U45400DL2007PTC164458

Company & Directors' Information:- A. A. OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U51909PB2008PTC032010

Company & Directors' Information:- Z H OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U51909MH2005PTC155819

Company & Directors' Information:- J & T INFRATECH PRIVATE LIMITED [Active] CIN = U45400UP2010PTC042532

Company & Directors' Information:- S F S INFRATECH PRIVATE LIMITED [Strike Off] CIN = U45400UP2011PTC043142

Company & Directors' Information:- G. L. INFRATECH PRIVATE LIMITED [Strike Off] CIN = U45400UP2011PTC045841

Company & Directors' Information:- C & P INFRATECH PRIVATE LIMITED [Active] CIN = U70102TG2008PTC060819

Company & Directors' Information:- S A C INFRATECH PRIVATE LIMITED [Strike Off] CIN = U74120UP2011PTC047111

Company & Directors' Information:- L R INFRATECH PRIVATE LIMITED [Strike Off] CIN = U74120UP2013PTC055304

Company & Directors' Information:- T N K INFRATECH PRIVATE LIMITED [Strike Off] CIN = U74120UP2013PTC059510

Company & Directors' Information:- B N INFRATECH (A P) PRIVATE LIMITED [Strike Off] CIN = U45203AP2010PTC069704

Company & Directors' Information:- K A C INFRATECH PRIVATE LIMITED [Strike Off] CIN = U45209TG2011PTC075843

Company & Directors' Information:- J J INFRATECH PRIVATE LIMITED [Active] CIN = U70102UP2011PTC046818

Company & Directors' Information:- K P S B INFRATECH PRIVATE LIMITED [Active] CIN = U70102UP2012PTC050664

Company & Directors' Information:- P L S INFRATECH PRIVATE LIMITED [Strike Off] CIN = U70102UP2013PTC057228

Company & Directors' Information:- L M INFRATECH PRIVATE LIMITED [Active] CIN = U70102UP2014PTC066101

Company & Directors' Information:- S G A INFRATECH PRIVATE LIMITED [Under Process of Striking Off] CIN = U70102UP2014PTC066190

Company & Directors' Information:- R S R INFRATECH PRIVATE LIMITED [Active] CIN = U70102UP2015PTC070859

Company & Directors' Information:- V & P INFRATECH PRIVATE LIMITED [Active] CIN = U70102UP2015PTC071618

Company & Directors' Information:- V S M INFRATECH PRIVATE LIMITED [Active] CIN = U70102UP2016PTC076825

Company & Directors' Information:- G M S INFRATECH PRIVATE LIMITED [Strike Off] CIN = U45204DL2010PTC208368

Company & Directors' Information:- S M INFRATECH PRIVATE LIMITED [Strike Off] CIN = U45400DL2007PTC171217

Company & Directors' Information:- H R INFRATECH PRIVATE LIMITED [Strike Off] CIN = U45400DL2012PTC238429

Company & Directors' Information:- L N D INFRATECH PRIVATE LIMITED [Strike Off] CIN = U45400DL2012PTC242018

Company & Directors' Information:- G D INFRATECH PRIVATE LIMITED [Strike Off] CIN = U45400DL2013PTC256246

Company & Directors' Information:- INDIA INFRATECH PRIVATE LIMITED [Active] CIN = U45400DL2013PTC257567

Company & Directors' Information:- T V K INFRATECH PRIVATE LIMITED [Strike Off] CIN = U45400DL2015PTC275007

Company & Directors' Information:- E B OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U51101DL2007PTC157263

Company & Directors' Information:- A P OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U51101DL2014PTC271288

Company & Directors' Information:- S H OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U18101DL2002PTC116516

Company & Directors' Information:- S D S OVERSEAS PRIVATE LIMITED [Active] CIN = U51909DL2013PTC249539

Company & Directors' Information:- D J INFRATECH PRIVATE LIMITED [Strike Off] CIN = U74999DL2011PTC227252

Company & Directors' Information:- S N INFRATECH PRIVATE LIMITED [Active] CIN = U45201DL2005PTC135712

Company & Directors' Information:- M & T INFRATECH PRIVATE LIMITED [Active] CIN = U70109DL2013PTC250149

Company & Directors' Information:- S N S INFRATECH PRIVATE LIMITED [Active] CIN = U70109DL2013PTC255712

Company & Directors' Information:- K R INFRATECH PRIVATE LIMITED [Active] CIN = U70200DL2008PTC185176

Company & Directors' Information:- Y S R INFRATECH PRIVATE LIMITED [Strike Off] CIN = U70200DL2012PTC237345

Company & Directors' Information:- A G INFRATECH PRIVATE LIMITED [Active] CIN = U70200DL2012PTC242598

Company & Directors' Information:- L T OVERSEAS PRIVATE LIMITED [Active] CIN = U15122DL2014PTC272665

Company & Directors' Information:- R P OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U74899DL2000PTC108954

Company & Directors' Information:- J S G INFRATECH PRIVATE LIMITED [Strike Off] CIN = U70102DL2013PTC256729

Company & Directors' Information:- M R INFRATECH PRIVATE LIMITED [Strike Off] CIN = U70109DL2006PTC156032

Company & Directors' Information:- J C INFRATECH PRIVATE LIMITED [Strike Off] CIN = U45200DL2008PTC175328

Company & Directors' Information:- A S M S INFRATECH PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U70101DL2005PTC137704

Company & Directors' Information:- J H A INFRATECH PRIVATE LIMITED [Active] CIN = U70101DL2013PTC259462

Company & Directors' Information:- S V OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U52100DL2013PTC258278

Company & Directors' Information:- T & Y OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U51505HR2012PTC047468

Company & Directors' Information:- N K INFRATECH PRIVATE LIMITED [Active] CIN = U70102HR2011PTC042235

Company & Directors' Information:- G R D OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U80301HR2012PTC046968

Company & Directors' Information:- T & T OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U51900GJ2015PTC083022

Company & Directors' Information:- S K P OVERSEAS PRIVATE LIMITED [Active] CIN = U51909GJ2013PTC076553

Company & Directors' Information:- P R OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U27310GJ2014PTC079227

Company & Directors' Information:- A F INFRATECH PRIVATE LIMITED [Active] CIN = U74200KL2013PTC035381

Company & Directors' Information:- R S ALLIANCE PRIVATE LIMITED [Strike Off] CIN = U80903GJ2008PTC052540

Company & Directors' Information:- V. U. D. INFRATECH PRIVATE LIMITED [Active] CIN = U45201UP2019PTC122955

Company & Directors' Information:- I H INFRATECH PRIVATE LIMITED [Active] CIN = U45309UP2020PTC135706

Company & Directors' Information:- G T C OVERSEAS PVT LTD [Strike Off] CIN = U18101PB1993PTC013743

Company & Directors' Information:- D AND P OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U18109DL1989PTC038623

Company & Directors' Information:- B G S OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U51101PB2007PTC031400

Company & Directors' Information:- R & F INFRATECH PRIVATE LIMITED [Strike Off] CIN = U45400TG2008PTC059851

Company & Directors' Information:- A A INFRATECH PRIVATE LIMITED [Strike Off] CIN = U45200DL2007PTC158616

Company & Directors' Information:- R A INFRATECH PRIVATE LIMITED [Strike Off] CIN = U45200DL2007PTC159385

Company & Directors' Information:- I P S OVERSEAS PRIVATE LIMITED [Strike Off] CIN = U63030DL1976PTC008356

Company & Directors' Information:- THE ALLIANCE LIMITED [Strike Off] CIN = U99999MH1942PTC003727

Company & Directors' Information:- INDIA AND OVERSEAS CORPORATION LIMITED [Dissolved] CIN = U99999MH1947PTC005626

    O.M.P. (COMM). No. 245 of 2018

    Decided On, 01 June 2018

    At, High Court of Delhi

    By, THE HONOURABLE MR. JUSTICE VIBHU BAKHRU

    For the Petitioner: Brij Bhushan Gupta, Sr. Advocate, Prabhat Kumar, Uday Khanna, Advocates. For the Respondent: Manish Sharma, Ninad Dogra, Advocates.



Judgment Text

1. The petitioner has filed the present petition under Section 34 of the Arbitration and Conciliation Act, 1996 (hereafter ‘the Act’) for setting aside the Arbitral Award dated 03.02.2018 (hereafter ‘the impugned award’) delivered by the Arbitral Tribunal consisting of Mr Justice B.P. Singh (Retired), Mr Justice Mukul Mudgal (Retired) and Mr Justice Gorigay Bikshapathy (Retired). The impugned award was rendered by the majority with Justice Gorigay Bikshapathy (Retired) entering a dissenting opinion. The controversy between the parties arises in relation to an agreement dated 13.08.2012 – captioned ‘Sub-Contract Agreement’ (hereafter ‘the Agreement’) – entered into between the parties for construction of dwelling units in Maldives. In terms of the Agreement, the petitioner was required to furnish two bank guarantees – one for securing an advance ( hereafter ‘ABG’) and the other for securing the performance of the contract (hereafter ‘PBG’) – each for a sum equivalent to 10% of the contract value of Rs. 126 Crores. Although, the petitioner furnished the bank guarantees, the same were found to be forged. Accordingly, the respondent terminated the Agreement by a notice dated 11.01.2013. In the aforesaid context, the petitioner raised several claims – seventeen in number – in respect of alleged expenditure/loss incurred by the petitioner in relation to the contract between the parties. In addition, apart from costs of arbitration and interest, the petitioner also raised a claim for loss of profits expected by the petitioner from execution of the contract.

2. By the impugned award, the Arbitral Tribunal (by majority) found that the termination of the Agreement was not wrongful and rejected all claims made by the petitioner.

3. Mr Brij Bhushan Gupta, learned Senior Counsel appearing for the petitioner does not contest the decision of the Arbitral Tribunal in rejecting the petitioner’s claim that termination of the Agreement was wrongful; he, however, contends that the petitioner would be entitled to its claims for the expenditure incurred in terms of Sections 64 and 65 of the Contract Act, 1972 (hereafter ‘the Contract Act’). He referred to the impugned award and submitted that the petitioner’s claims were rejected only on the ground that the expenditure in question was incurred prior to the parties entering into the Agreement or the issuance of the Letter of Intent (LOI). He contended that rejection of the petitioner’s claims on this ground was not sustainable.

4. In view of the above, the only controversy that falls for consideration of this Court is whether in terms of Section 64 and 65 of the Contract Act, 1972 the petitioner is entitled to the claims made in respect of the expenditure incurred by the petitioner in connection with or in relation to the contract.

Background facts

5. The respondent was awarded a contract by the Government of Maldives for construction of 485 dwelling units out of which 385 units were to be constructed at a place called Hulhumale and 100 dwelling units were to be constructed at a place named Thinadoo. The respondent and the Government of Maldives also entered into a contract dated 26.01.2012 in respect of the aforesaid works.

6. Thereafter, the respondent sought offers from various entities to sub-contract the work for construction of the dwelling units in terms of the contract awarded to it by the Government of Maldives. After the parties had held negotiations and discussions, the respondent issued a Letter of Intent (LOI) dated 27.06.2012 expressing its intention to award the contract for sub-contracting the work of designing and building the housing project at Maldives. The total price of the contract was fixed at Rs. 126 crores and the project was to be completed within a period of sixteen months from the Commencement date. The LOI further indicated that it was contingent upon the petitioner developing designs and obtaining approvals from the Ministry of Housing and Environment Republic of Maldives.

7. Thereafter, the parties entered into the Agreement on 13.08.2012. The Agreement expressly provided that the Commencement date to be as under:-

'E Commencement Date:

The Commencement date shall be the date on which Advance Payment has been released by OIA to ASPRIL. OIA Shall release advance payment after receipt of both Advance Bank Guarantee and Performance Bank guarantee from ASRIPL, each being 10% value of Contract price.'

8. Further in terms of the Agreement, the project was to be completed within five hundred days from the Commencement date.

9. The petitioner claims that the bank guarantees (ABG and PBG) were arranged by one Mr K. K. Menon, who was an employee of the respondent at the material time. The petitioner further claims that Mr K. K. Menon had agreed to arrange the bank guarantees in question for a consideration of `2,50,00,000/- out of which a sum of Rs. 1.65,00,000/- was remitted by the petitioner into the bank account of Mr K. K. Menon on 26.10.2012 and a further sum of Rs. 35,00,000/- was paid by the petitioner in cash.

10. At a meeting held on 17.12.2012, the petitioner was informed that the bank guarantees furnished pursuant to the Agreement were not genuine.

11. On 11.01.2013, the respondent sent a notice terminating the Agreement.

12. Thereafter, the petitioner issued a notice dated 25.03.2013, which ultimately led to the commencement of the arbitral proceedings and constitution of the Arbitral Tribunal.

13. The arbitral proceedings culminated in the impugned award.

Discussion and Conclusion

14. As noticed above, the only question to be addressed is whether the Arbitral Tribunal had erred in rejecting the claims made by the petitioner for the expenditure incurred by it in relation to the contract between the parties. Before the Arbitral Tribunal, the petitioner had filed its Statement of Claim claiming: (i) Rs. 63,00,000/- as expenditure incurred for preparation of initial drawings and bill of quantifies; (ii) Rs. 25,00,000/- for payment made to Team Ventures Private Ltd. for facilitating the contract with the respondent; (iii) Rs. 5,60,000/- incurred by the petitioner in engaging the services of a consultant to obtain approvals and Rs. 1,75,000/- for registration with the Ministry of Housing and Infrastructure, and approvals/license from the concerned Ministries of Government of Maldives; (iv) Rs. 1,25,000/- as expenditure incurred for registration with the Export Promotion Council of India; (v) Rs. 2,00,00,000/- paid to Mr K.K. Menon towards arrangement of bank guarantees; (vi) Rs. 8,12,000/- incurred towards travelling to India for procurement of material; (vii) Rs. 32,650/- being expenditure incurred for testing of material; (viii) Rs. 2,00,000/- for making advance payment for materials; (ix) Rs. 7,84,012/- being the expenditure incurred towards retrofitting existing tools and machinery for being exported to Maldives; (x) Rs. 6,46,657/- as expenditure for the visits of the petitioner to Mumbai; (xi) Rs. 2,35,000/- as expenditure for petitioner’s visits to Delhi; (xii) Rs. 3,00,940/- being the expenditure incurred for travelling to various ports for finalizations of logistics; (xiii) Rs. 76,33,000/- as overheads; (xiv) Rs. 9,00,000/- being expenditure for travelling of staff to Maldives; (xv) Rs. 10,30,000/- expenditure in respect of staff at Maldives; (xvi) Rs. 5,55,870/- as expenditure incurred for visiting China for procurement of machinery, furniture and tools for Maldives; (xvii) Rs. 5,00,000/- as loss of furniture procured from China; (xviii) Rs. 18,90,00,000/- as loss of profits; (xix) Cost of arbitration; and (xx) Interest at the rate of 24% p.a.

15. There is no dispute that the Bank Guarantees furnished to the respondent were forged and Mr Gupta has not assailed the decision of the Arbitral Tribunal rejecting the petitioner’s claim that termination of the Agreement was wrongful. The Arbitral Tribunal had also concluded that the controversy with regard to forged bank guarantees was a matter between the petitioner and Mr K.K. Menon and did not concern the respondent. The Arbitral Tribunal reasoned that the petitioner had entered into the alleged arrangement for procurement of the bank guarantees with Mr K. K. Menon acting in his private capacity and not as a representative of the respondent. Plainly, the question whether Mr K. K. Menon had defrauded the petitioner would be of little relevance while considering the question whether the Agreement had been validly terminated as there is no dispute that the bank guarantees (ABG and PBG) furnished on behalf of the petitioner were forged.

16. The Arbitral Tribunal (by majority) also rejected the other claims made by the petitioner as it held that the respondent was not liable for the expenditure claimed to have been incurred by the petitioner. It was observed that claim nos.1 & 2 related to work allegedly done prior to the issuance of LOI and, therefore, the respondent could not be held liable. Further, claim nos.3 & 4 were rejected by the Arbitral Tribunal by observing that 'sub contract agreement had not commenced in terms of Clause E.' Claim nos. 6, 7, 8 & 9, which related to the expenditure allegedly incurred for material procurement, were also rejected as the same were incurred prior to the project commencement date. Claim nos.10, 11, 12, 14 & 16 related to expenditure incurred on travelling of the petitioner’s Managing Director and its employees. The said claims were rejected by the Arbitral Tribunal by observing that there was no agreement between the parties for reimbursement of any such expenditure. Further, the Arbitral Tribunal also observed that 'the claims are lacking in particular and are extremely sketchy and have not been proved in any manner.'With regard to claim nos.13, 15 & 17, the Arbitral Tribunal observed that there is a possibility that some expenditure would have been incurred by the claimant in relation to the project but the conduct of the petitioner disentitled it for any relief towards any such expenditure. As noticed above, claim no.18 related to loss of profits which was rejected as the Arbitral Tribunal did not find that the termination of the Agreement to be wrongful.

17. Claim no.5 related to reimbursement of the amount paid towards obtaining of the bank guarantees. Clearly, there was no basis for seeking such relief and the same was rejected by the Arbitral Tribunal.

18. Mr Gupta relied on the provisions of Sections 64 and 65 of the Contract Act and earnestly contended that the petitioner was entitled to its claims.

19. At this stage, it is relevant to refer to Sections 64 & 65 of the Contract Act, which are reproduced below:-

'64. Consequences of rescission of a voidable contract.-When a person at whose option a contract is voidable rescinds it, the other party thereto need not perform any promise therein contained in which he is the promisor. The party rescinding a voidable contract shall, if he had received any benefit thereunder from another party to such contract, restore such benefit, so far as may be, to the person from whom it was received.

65. Obligation of person who has received advantage under void agreement, or contract that becomes void.-When an agreement is discovered to be void, or when a contract becomes void, any person who has received any advantage under such agreement or contract is bound to restore it, or to make compensation for it to the person from whom he received it.'

20. It is obvious from a plain reading of the aforesaid provisions and the claims made by the petitioner do not fall within the scope of the aforesaid provisions. Thus, the contention that petitioner is to be compensated for or reimbursed the expenditure incurred by it is unmerited. Section 64 of the Contract Act provides that when a person at whose option a contract is voidable rescinds the contract, he is liable to restore such benefit as he may have received under the said contract. In terms of Section 65 of the Contract

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Act, any person who has received any benefit or advantage under a contract, which is discovered to be void or becomes void is obliged to restore the benefits received by him or to compensate the person from whom he has received such benefits. The focus of Sections 64 and 65 of the Contract Act is restoration of any advantage or benefit that has been obtained by any party in connection with a void contract or voidable contract that has been rescinded. A plain reading of the claims indicates that none of the claims made by the petitioner were for seeking restoration of any benefit received by the respondent. All claims – barring the claims for loss of profits, furniture, costs and interests – were for seeking reimbursement of expenditure incurred by the petitioner in either travelling or preparing itself for execution of the contract. It is obvious that none of such expenditure had translated to any benefit or advantage (either tangible or otherwise) to the respondent. Further, there is no pleading to the effect that the respondent had acquired any benefit or advantage from the expenditure incurred by the petitioner. Thus, plainly, the respondent cannot call upon to reimburse any of the said expenditure. 21. In view of the above, the petition is unmerited and is, accordingly, dismissed. The parties are left to bear their own costs.
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