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



M/s. Shantadurga Industries, represented by its Proprietor, Navnath Tilu Shet Parkar v/s Sandip Kapdi & Others


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

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

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

Company & Directors' Information:- A L M INDUSTRIES LIMITED [Active] CIN = U19111DL1996PLC129067

Company & Directors' Information:- A L M INDUSTRIES LIMITED [Active] CIN = U74110DL1996PLC129067

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

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

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

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

Company & Directors' Information:- K L R INDUSTRIES LIMITED [Active] CIN = U28939TG2002PLC038416

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

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

Company & Directors' Information:- R B T INDUSTRIES LIMITED [Active] CIN = U24118UP1990PLC011820

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

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

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

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

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

Company & Directors' Information:- U F M INDUSTRIES LIMITED [Active] CIN = L15311AS1986PLC002539

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

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

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

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

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

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

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

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

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

Company & Directors' Information:- E A P INDUSTRIES LTD [Active] CIN = U25206WB1956PLC023072

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

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

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

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

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

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

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

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

Company & Directors' Information:- H. V. R. INDUSTRIES PRIVATE LIMITED [Active] CIN = U27100DL2010PTC200428

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

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

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

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

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

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

Company & Directors' Information:- G V G INDUSTRIES PRIVATE LIMITED [Active] CIN = U17111TZ1980PTC006887

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

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

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

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

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

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

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

Company & Directors' Information:- R M G INDUSTRIES PRIVATE LIMITED [Active] CIN = U18100TG1993PTC016220

Company & Directors' Information:- R. S. D. INDUSTRIES PRIVATE LIMITED [Active] CIN = U51909DL2008PTC177504

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

Company & Directors' Information:- I W D W INDUSTRIES LTD. [Strike Off] CIN = U30099WB1990PLC050177

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

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

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

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

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

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

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

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

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

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

Company & Directors' Information:- H S INDUSTRIES PRIVATE LIMITED [Active] CIN = U23209MH2020PTC348174

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

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

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

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

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

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

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

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

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

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

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

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

Company & Directors' Information:- R K S INDUSTRIES PRIVATE LIMITED [Active] CIN = U20211WB1997PTC086009

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

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

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

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

Company & Directors' Information:- H M B INDUSTRIES PVT LTD [Active] CIN = U24297GJ1996PTC070418

Company & Directors' Information:- A G B INDUSTRIES INDIA PRIVATE LIMITED [Strike Off] CIN = U21012TZ2008PTC014753

Company & Directors' Information:- K B R INDUSTRIES PRIVATE LIMITED [Active] CIN = U27107DL1996PTC079915

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

Company & Directors' Information:- B V R INDUSTRIES PRIVATE LIMITED [Active] CIN = U28999CT2020PTC010570

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

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

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

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

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

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

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

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

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

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

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

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

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

Company & Directors' Information:- N G C M (INDUSTRIES) LTD [Dissolved] CIN = U19209WB1979PLC032019

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

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

Company & Directors' Information:- M S V INDUSTRIES PRIVATE LIMITED [Active] CIN = U29309TN2020PTC138957

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

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

Company & Directors' Information:- G K S INDUSTRIES PVT LTD [Strike Off] CIN = U24119OR1982PTC001128

Company & Directors' Information:- B M K INDUSTRIES PRIVATE LIMITED [Active] CIN = U17100MH1948PTC006398

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

Company & Directors' Information:- T C G INDUSTRIES PRIVATE LIMITED [Converted to LLP] CIN = U13200MH1958PTC011079

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

Company & Directors' Information:- V. A. R. INDUSTRIES PRIVATE LIMITED [Active] CIN = U18209DL2020PTC369202

Company & Directors' Information:- U K J INDUSTRIES PRIVATE LIMITED [Active] CIN = U21094DL2020PTC370720

Company & Directors' Information:- I N C INDUSTRIES PRIVATE LIMITED [Active] CIN = U74999MH2020PTC350470

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

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

Company & Directors' Information:- B P K INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U99999MH1960PTC011841

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

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

Company & Directors' Information:- M A INDUSTRIES PVT LTD [Strike Off] CIN = U15412WB1950PTC019030

Company & Directors' Information:- INDUSTRIES INDIA PRIVATE LIMITED [Under Process of Striking Off] CIN = U60200BR1946PTC000035

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

Company & Directors' Information:- B M K INDUSTRIES PVT LTD [Active] CIN = U99999MH1948PTC006393

Company & Directors' Information:- S K INDUSTRIES PVT LTD [Under Process of Striking Off] CIN = U99999MH1948PTC006932

Company & Directors' Information:- S K INDUSTRIES PVT LTD [Active] CIN = U15142PN1948PTC006932

Company & Directors' Information:- V B C INDUSTRIES LTD. [Not available for efiling] CIN = U99999AP2000PTC910431

    Second Appeal No. 13 of 2012

    Decided On, 09 February 2021

    At, In the High Court of Bombay at Goa

    By, THE HONOURABLE MR. JUSTICE M.S. SONAK

    For the Appellant: S.D. Lotlikar, Senior Advocate with S. Arur, Advocate. For the Respondents: R1, R4(a) to (c) & R5, P.A. Kholkar, N. Shirgaonkar, Advocates.



Judgment Text

1. Heard Mr. S. D. Lotlikar, learned Senior Advocate who appears along with Ms. S. Arur, for the Appellant and Mr. P. A. Kholkar who appears along with Mr. N. Shirgaonkar, for Respondent Nos.1, 4(a) to (c) and 5.2. This Second Appeal was admitted on 29th August 2013 on the following substantial question of law.“1. Whether, in view of the undisputed position, that the "suit shed" was constructed by M/s Shreemala Industries of which the Respondent No. 2 was admittedly a partner, and the possession of the plot admeasuring 100 square metres, was undisputedly with the said Firm and further admitted position that the Respondent nos. 2 and 3 had started the Factory and were carrying on business therein, the execution of the Deed of Lease in respect of the "suit shed", could not be challenged by the Respondent nos. 4 and 5, nor a claim by them, to be in possession thereof, could be entertained?3. Mr. Lotlikar, learned Senior Advocate urged for framing of an additional substantial question of law to the following effect.“2. Whether the counterclaim filed by the original Defendant Nos.4 and 5 seeking eviction of the Plaintiff (present Appellant) was at all maintainable in the absence of any counterclaim to seek eviction of original Defendant Nos. 2 and 3 who had leased the suit shed in favour of the original Plaintiff vide Deed of Lease dated 12th March 1993?”4. Mr. Kholkar opposed the formulation of such additional substantial question of law by pointing out that such issue was never raised either before the Trial Court or the First Appellate Court at any stage. In any case, he submitted that such an issue does not even arise in the facts and circumstances of the present case.5. Mr. Lotlikar submitted that the additional substantial question of law, as the name suggests is a pure question of law that arises in the facts and circumstances of the present case and therefore, the same may be formulated.6. Although indeed, such a question was never raised by the original Plaintiff (Appellant herein) either before the Trial Court or the First Appellate Court, in the interest of justice, the additional substantial question of law is formulated in the exercise of the powers under Section 100(5) of the CPC. At the same time, liberty is retained in the Respondents to urge that such a question neither arises nor is the same a substantial question of law.7. Mr. Lotlikar submits that two Courts have misdirected themselves in law by holding that the Deed of Lease dated 12th March 1993 was executed based on power of attorney dated 27th October 1991, which had conferred no powers upon the Defendant Nos.2 and 3 to lease the suit shed. He submits that there is overwhelming evidence on record that the suit shed was constructed by Defendant Nos.2 and 3. He submits that there is overwhelming evidence on record that Defendant Nos.2 and 3 were in possession of the suit property even before the execution of the agreement for sale dated 20th March 1992. He submitted that the agreement for sale dated 20th March 1992 specifically states that Defendant Nos. 2 and 3 were put in possession of the suit property on which they had already constructed the suit shed. He submits that in such facts, Defendant Nos.2 and 3 were authorised to lease out the suit shed to the Plaintiff (Appellant herein) without having to resort to the power of attorney dated 27th October 1991. He submits that the impugned decrees are therefore liable to be interfered with and the Plaintiff's suit decreed.8. Mr. Lotlikar submits that the two Courts erred in non-suiting the Plaintiff on the ground that the suit property had been agreed to be sold to the partnership firm M/s Shreemala Industries and the Deed of Lease dated 12th March 1993 in respect of the suit shed situated in the suit property was executed by Shrikant Naik and his wife Rekha Naik. Mr. Lotlikar pointed out that these were only two partners of the firm and the two Courts erred in treating the partnership firm as some independent legal entity apart from partners which constituted. He, therefore, submits that two decrees are liable to be set aside and the substantial questions of law be answered in favour of the original Plaintiff (Appellant herein).9. Mr. Lotlikar submits that there is overwhelming evidence on record that the possession of the suit property which includes the suit shed was handed over by Defendant Nos. 4 and 5 to Defendant Nos.2 and 3 in terms of the agreement for sale dated 20th March 1992. Therefore, unless and until Defendant Nos.4 and 5 were to seek a decree of eviction against Defendant Nos.2 and 3, there was no question of the two Courts virtually ordering the eviction of the original Plaintiff (Appellant herein) who claims through and under the original Defendant Nos.2 and 3. He urges that the second substantial question of law may therefore be answered in favour of the original Plaintiff.10. Mr. Lotlikar submits that there was evidence on record that the original Plaintiff (Appellant herein) was in possession of the suit shed from which he was operating an industry. He submits that the two Courts have unduly ignored the evidence on this aspect and the findings on the issue of possession, suffer from perversity.11. For all the aforesaid reasons, Mr. Lotlikar submits that the present appeal be allowed and the suit instituted by the original Plaintiff (Appellant herein) be decreed.12. Mr. Kholkar, learned counsel for Respondent Nos. 1, 4(a) to (c) and 5 defends the impugned judgment and decrees based on the reasoning reflected therein. He pointed out that there are concurrent findings of fact that the Appellant herein was never in possession of the suit shed or the suit property and that the Appellant, had only attempted to enter into the suit shed and based thereon secured an ex-parte injunction. Mr. Kholkar pointed out that the circumstances in which the agreement for sale dated 20th March 1992 came to be executed, but was never acted. Mr. Kholkar also pointed out that the Deed of Lease dated 12th March 1993 was a fraudulent document only to defeat the rights of Defendant Nos.4 and 5. He pointed out that none of the parties to the Deed of Lease dated 12th March 1993 acted based on the same. He pointed out that there is neither any evidence about payment of 30,000/- in pursuance of the agreement Rs.for sale dated 20th March 1992 nor is there any evidence about payment of any rent in pursuance of Deed of Lease dated 12th March 1993. He relied on Balkrishna Dattatraya Galande Vs Balkrishna Rambharose Gupta and another (2019(2) All MR 492 (SC) to contend that the burden lies on the Plaintiff to prove the legal possession and possession cannot be inferred or presumed.13. Mr. Kholkar submits that there was serious dispute right from the beginning about the Appellant being in possession of the suit shed and therefore, this was not at all some “undisputed possession” as urged on behalf of the Appellant. He pointed out that after the evidence was led and evaluated the two Courts have recorded concurrent findings that the Appellant was not in possession of the suit shed. He pointed out that the possession-based on ex-parte order is not some legal possession that can be protected by a permanent injunction. He pointed out the contradictory stances adopted by the Appellant in pleading and submitted that there is no case made out to interfere with the impugned judgment and decrees made by the Trial Court and the First Appellate Court based on the evidence on record.14. Mr. Kholkar pointed out that the possession of the suit shed was returned by Defendant Nos.2 and 3 to Defendant Nos. 4 and 5. It is only thereafter the Appellant based on the fraudulent Deed of Lease dated 12th March 1993 surreptitiously placed some of its belongings in the suit shed to create a facade of possession. Based on such facade, the Appellant secured an ex-parte injunction. In such circumstances, there was no obligation upon the Defendant Nos.4 and 5 seeking eviction of Defendant Nos.2 and 3. He, therefore, submits that the second substantial question of law does not arise and in any case, may be answered against the Appellant.15. For all the aforesaid reasons, Mr. Kholkar submits that this appeal may be dismissed with costs.16. The rival contentions now fall for my determination.17. The Appellant is the original Plaintiff in Regular Civil Suit No.43/93 instituted on 23rd March 1993 seeking relief of permanent injunction to restrain the Defendants in the suit from interfering or entering into the suit shed or obstructing the Plaintiff in using the suit shed for industrial purposes.18. The Plaintiff relied on the Deed of Lease dated 12th March 1993 and pointed out that on 22nd March 1993 when the Plaintiff along with the workers went to open the suit shed, Defendant Nos.1 and 5 along with some other obstructed them from so entering. The plaint pleaded that on 22nd March 1993 a police complaint was filed and on the very next day the suit was filed and an ex-parte injunction secured.19. This suit was instituted against Defendant Nos.2 and 3 since the Deed of Lease dated 12th March 1993 was executed by Defendant Nos. 2 and 3 in favour of Plaintiff. The suit was also instituted against Defendant Nos.1, 4, and 5 since Defendant Nos.4 and 5 were the owners of the suit property in which the suit shed was located. The suit was for permanent injunction simpliciter based entirely on the Deed of Lease dated 12th March 1993 and alleged possession of the Plaintiff, in pursuance thereof.20. Defendant No.1, filed a written statement denying the entire case in the plaint.21. Defendant Nos.4 and 5 who were the contesting parties filed a detailed written statement along with the counterclaim. These Defendants pointed out that Defendant No.3 was their daughter and she developed an unwanted friendly relationship with Defendant No.2. At her instance and only to enable Defendant No.2 to secure an industrial loan, Defendant Nos.4 and 5 executed an agreement for sale dated 20th March, 1992, purporting to sell the suit plot admeasuring only 100 square meters. They pointed out that normally no NOC was issued under the Planning Regulations for registration of any Deed in respect of a plot admeasuring only 100 square meters. They pointed out that no payments were made by Defendant Nos.2 and 3 and the agreement was only to enable Defendant No.2 to secure an industrial loan.22. Based on the agreement for sale, Defendant Nos. 2 and 3 constructed a suit shed in the suit property and started running a factory therefrom. However, since the factory generated noise pollution the residents in the locality opposed its working and the same had to be stopped. Defendant Nos.4 and 5 specifically averred that Defendant Nos.2 and 3 not only stopped working of the factory but handed over the suit plot along with the suit shed therein to Defendant Nos.4 and 5 sometime in August 1992 and ever since then it is the Defendant Nos.4 and 5 who were in possession of the suit shed and the suit plot.23. Defendant Nos.4 and 5 also pleaded that sometime in December 1992, they learned that Defendant Nos.2 was trying to deal with the suit plot and the suit shed based on the power of attorney executed by them on 27th October 1991. Therefore, on 27th December 1992, Defendant Nos. 4 and 5 revoked the power of attorney. Defendant No.3, who was their daughter somewhere on 1st January 1993 returned the original power of attorney to Defendant Nos. 4 and 5 and the same was in their possession. Defendant Nos. 4 and 5 pleaded that it is only to spite them the Defendant Nos. 2 and 3 executed Deed of Lease dated 12th March 1993 in favour of the Plaintiff without having any right or authority to do so. Further, within hardly 10 days from the date of execution of the fraudulent Deed of Lease dated 12th March 1993, a concocted cause of action was created by the Plaintiff to secure an ex-parte injunction.24. Based on all such pleadings, Defendant Nos. 4 and 5 made a counterclaim to declare the Deed of Lease dated 12th March 1993 as null and void and for a mandatory injunction directing the Plaintiff to remove forthwith all the material goods, machines, etc., illegally and forcibly kept in the suit shed and restore the suit shed to its original condition. This prayer clause was amended to seek in specific terms, a decree for the eviction of the Plaintiff since it is the case of Defendant Nos.4 and 5 that the Plaintiff secured possession based on the ex-parte injunction.25. In this case, both the Trial Court and the Appellate Court based on evaluation of the entire evidence on record have accepted the case of Defendant Nos.4 and 5 that the Plaintiff was never in possession of the suit shed and Deed of Lease dated 12th March 1993 was null and void. As regards the findings on possession, there is really no case made out to warrant interference with the concurrent findings of fact. No substantial question of law as to the perversity of such findings was either framed or even proposed by the Appellant in this matter.26. In any case, if the evidence on record is perused then it must be said that Defendant Nos.4 and 5 have proved facts pleaded to by them in their written statement and counterclaim. The concurrent findings recorded by the two Courts find support from the several circumstances which are established from the evidence on record. Therefore, it was not right for the Appellant to proceed on the basis that their possession was in any manner “undisputed”. Not only was such possession disputed in the pleadings but the evidence on record establishes that the Appellant was never in possession of the suit shed and only a facade of possession was created a day before the suit was instituted. This facade was facilitated by the Deed of Lease dated 12th March 1993 purportedly executed 10 days earlier and that too by Defendant Nos. 2 and 3 who had no right or authority to execute the same.27. The evidence on record establishes that by August 1992 itself Defendant Nos. 2 and 3 had surrendered the possession of the suit property and the suit shed therein to Defendant Nos. 4 and 5 who are admittedly owners of the suit plot. The circumstances in which the agreement for sale dated 20th March 1992 or power of attorney came to be executed have been explained by Defendant Nos. 4 and 5 not only in their pleadings but also in their evidence. Defendant Nos. 2 and 3 have not contested any of the pleadings. So much so that the Appellant at one stage alleged that there was some collusion. Defendant Nos. 4 and 5 have also alleged collusion between Plaintiff and Defendant Nos.2 and 3.28. Based on the evidence on record however it is apparent that Defendant Nos.2 and 3 had returned the possession of the suit property and the suit shed therein to Defendant Nos.4 and 5 sometime in August 1992 itself and therefore, there was no question of Defendant Nos. 2 and 3 executing the Deed of Lease dated 12th March 1993 in favour of the Appellant. The two Courts have quite correctly concluded that the Deed of Lease dated 12th March 1993 was a fraudulent document aimed only to defeat the legitimate right of the defendant Nos. 4 and 5 and therefore, the same was null and void. As noted earlier, there is no perversity in the record of these concurrent findings of fact.29. The Plaintiff filed a written statement to the counterclaim of Defendant Nos.4 and 5. The written statement contains evasive denials and does not answer various pleadings in the counterclaim. In fact, the written statement does not even deny specifically the circumstances pleaded by Defendant Nos.4 and 5, in which, the agreement for sale dated 20th March 1992 came to be executed or for that matter, the power of attorney came to be executed. Defendant Nos.4 and 5 have not only pleaded but proved their pleadings by leading cogent evidence. In contrast, there is no evidence led by the Plaintiff worth the name to establish either legitimacy of the Deed of Lease dated 12th March 1993 or so-called possession of the Plaintiff to the suit shed based on such a Deed of Lease dated 12th March 1993.30. Plaintiff has also attempted to blow hot and cold in this matter. In the pleadings, a stance was taken that the Deed of Lease dated 12th March 1993 was executed after the Plaintiff examined power of attorney. Even arguments were advanced on behalf of the Plaintiff that the Deed of Lease dated 12th March 1993 was in pursuance of the power of attorney. In this Court, however, Mr. Lotlikar urged that the power of attorney had no nexus with the execution of the Deed of Lease dated 12th March 1993 and therefore, the reasoning of the two Courts was defective. Even if the power of attorney which admittedly did not permit the execution of the Deed of Lease dated 12th March 1993 is to be regarded as irrelevant, Defendant Nos.2 and 3 have neither pleaded nor proved authority under which they leased out the suit shed to the Plaintiff.31. There is no evidence whatsoever on record that the Deed of Lease dated 12th March 1993 executed hardly 10 days before the alleged cause of action was intended to be acted upon or ever acted upon. There is no evidence about payment of rent of 800/- at Rs.any time by Plaintiff in pursuance of Deed of Lease dated 12th March 1993. Mainly based on the ex-parte injunction, Plaintiff has continued in the suit shed since the year 1993 i.e. for almost 27 years. Despite this, there is no evidence whatsoever about the payment of any rent in respect of such occupation.32. Mr. Kholkar quite correctly relied on the decision of the Hon'ble Supreme Court in Balkrishna Dattatraya Galande (supra). The Hon'ble Supreme Court has held that in a suit seeking permanent injunction the burden lies on the Plaintiff to prove possession by producing cogent evidence and there is no question of possession being inferred or presumed. In the case before the Hon'ble Supreme Court, there was evidence that the Plaintiff for almost 15 years had not paid any rent for occupation and the Hon'ble Supreme Court held that without payment of rent there can be no lawful possession.33. In this case, Plaintiff did attempt to produce certain documents to the effect that the factory was functional and even the goods manufactured therefrom were sold. However, the evidence failed to establish any nexus between the goods and their manufacture from the suit shed. In any case, the evidence did not relate to any period before the institution of the suit. In a suit seeking a permanent injunction, Plaintiff has to prove that he was in possession on the date of the filing of the suit. There is no such evidence produced by Plaintiff in this matter. The first substantial question of law is required to be answered against the Plaintiff-Appellant.34. Even the second substantial question of law is required to be answered against the Plaintiff because there is no evidence of Plaintiff being in possession of the suit property on the date of filing of the suit. Besides, there is evidence that Defendant Nos.2 and 3 had already surrendered their possession to Defendant Nos. 4 and 5. In these circumstances, there was no necessity for Defendant Nos.4 and 5 to seek any decree of eviction against Defendant

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Nos. 2 and 3. The decree of eviction was quite correctly sought only against the Plaintiff by instituting a counterclaim and further, the same was quite correctly granted by the two Courts.35. Mr. Lotlikar might be right that the two Courts ought not to have regarded a partnership firm as some sort of legal entity. However, this circumstance makes no difference because in this case, Plaintiff has failed to establish the possession on the date of filing of the suit, and further, there is evidence that Defendant Nos.2 and 3 had no right or legal authority to execute the Deed of Lease dated 12th March 1993 in favour of the Plaintiff. The evidence on record suggests that this Deed of Lease dated 12th March 1993 was executed only to create some document to defeat the rights of Defendant Nos.4 and 5 in this matter. This Deed of Lease dated 12th March 1993 was neither intended to be acted upon nor was the same acted upon. The second substantial question of law is also required to be answered against the Plaintiff.36. Thus, both the substantial questions of law are answered against the Plaintiff-Appellant.37. The judgment and decrees made by the Trial Court and the First Appellate Court are hereby confirmed.38. This appeal deserves to be dismissed and is hereby dismissed with costs of Rs.7500/-.39. After this order was pronounced, Mr. Kholkar invited my attention to the order dated 12th February, 2015 made in Misc. Civil Application No.87 of 2015 in Civil Application No.32 of 2012 taken out in this Second Appeal. In terms of this order, the interim relief granted in favour of the Appellant was made subject to the Appellant depositing an amount of Rs.1000/- per month.40. Mr. Karn states that such deposit has been made in this Court.41. Now that the appeal is dismissed, the legal representatives of the original Defendant Nos.4 and 5 i.e. Respondent Nos.1, 4(a) to 4(c) are permitted to withdraw the amount so deposited. Registry to allow such withdrawal upon these parties making an application for withdrawal. The withdrawal to be permitted along with interest, if any, that may have accrued on the deposited amount.
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