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



M/s. Shriram EPC Limited, Represented by its Sr.Vice President – Legal & Secretarial R. Sridharan v/s Valecha Engineering Limited, Valecha Chambers, Mumbai


Company & Directors' Information:- SHRIRAM EPC LIMITED [Active] CIN = L74210TN2000PLC045167

Company & Directors' Information:- VALECHA ENGINEERING LIMITED [Active] CIN = L74210MH1977PLC019535

Company & Directors' Information:- M & B ENGINEERING LIMITED [Active] CIN = U45200GJ1981PLC004437

Company & Directors' Information:- G. R. ENGINEERING PRIVATE LIMITED [Active] CIN = U65990MH1990PTC058602

Company & Directors' Information:- G G ENGINEERING LIMITED [Active] CIN = L28900MH2006PLC159174

Company & Directors' Information:- V U B ENGINEERING PRIVATE LIMITED [Active] CIN = U29290MH2005PTC154033

Company & Directors' Information:- N S ENGINEERING COMPANY PVT LTD [Active] CIN = U29219TG1989PTC010511

Company & Directors' Information:- S S S ENGINEERING COMPANY PRIVATE LIMITED [Strike Off] CIN = U27205KA1981PTC004194

Company & Directors' Information:- H M G ENGINEERING LIMITED [Active] CIN = U45200MH1977PLC019533

Company & Directors' Information:- K R R ENGINEERING PRIVATE LIMITED [Active] CIN = U29309TN1989PTC016852

Company & Directors' Information:- G G ENGINEERING LIMITED [Active] CIN = U28900MH2006PLC159174

Company & Directors' Information:- D B ENGINEERING PRIVATE LTD [Active] CIN = U74899DL1986PTC026541

Company & Directors' Information:- G G ENGINEERING PRIVATE LIMITED [Active] CIN = U28900MH2006PTC159174

Company & Directors' Information:- J P ENGINEERING CORPN PVT LTD [Active] CIN = U34103WB1951PTC019638

Company & Directors' Information:- S N B ENGINEERING PRIVATE LIMITED [Active] CIN = U27106DL2007PTC301213

Company & Directors' Information:- T P W ENGINEERING LTD [Active] CIN = U27203WB1975PLC029939

Company & Directors' Information:- C L ENGINEERING PRIVATE LIMITED [Active] CIN = U34300PB1992PTC012057

Company & Directors' Information:- W & W ENGINEERING PRIVATE LIMITED [Active] CIN = U72900TN2003PTC051228

Company & Directors' Information:- M L R ENGINEERING PRIVATE LIMITED [Active] CIN = U74999TG2006PTC051974

Company & Directors' Information:- K B ENGINEERING CO PVT LTD [Active] CIN = U74160TG1988PTC008366

Company & Directors' Information:- R P ENGINEERING PVT LTD [Active] CIN = U29299WB1992PTC055482

Company & Directors' Information:- J & K ENGINEERING LIMITED [Active] CIN = U45203JK2006PLC002684

Company & Directors' Information:- S P T ENGINEERING PRIVATE LIMITED [Converted to LLP] CIN = U27109UP2005PTC030940

Company & Directors' Information:- A R F ENGINEERING LIMITED [Active] CIN = U27200TN1980PLC008347

Company & Directors' Information:- A M ENGINEERING PRIVATE LIMITED [Amalgamated] CIN = U65910MH1981PTC187856

Company & Directors' Information:- S. S. E. ENGINEERING PRIVATE LIMITED [Active] CIN = U36990MH2007PTC175320

Company & Directors' Information:- C T ENGINEERING LIMITED [Strike Off] CIN = U29259GJ1986PLC009007

Company & Directors' Information:- R AND S ENGINEERING INDIA PVT LTD [Active] CIN = U29199GJ1995PTC027661

Company & Directors' Information:- U AND R ENGINEERING PRIVATE LIMITED [Active] CIN = U29199TZ1999PTC009012

Company & Directors' Information:- I Q ENGINEERING (INDIA) PRIVATE LIMITED [Active] CIN = U85110KA1996PTC021507

Company & Directors' Information:- G M ENGINEERING PRIVATE LIMITED [Active] CIN = U28910GJ2013PTC077091

Company & Directors' Information:- W. E. ENGINEERING PVT. LTD. [Active] CIN = U52335WB1985PTC039370

Company & Directors' Information:- L. B. ENGINEERING PRIVATE LIMITED [Active] CIN = U74999WB2018PTC225084

Company & Directors' Information:- R I ENGINEERING (INDIA) PRIVATE LIMITED [Active] CIN = U74210KA1991PTC012420

Company & Directors' Information:- U D ENGINEERING PRIVATE LIMITED [Active] CIN = U32109DL1999PTC102586

Company & Directors' Information:- K M T S ENGINEERING PRIVATE LIMITED [Active] CIN = U29192DL2005PTC141240

Company & Directors' Information:- C A G ENGINEERING LIMITED [Active] CIN = U00350PB2006PLC029521

Company & Directors' Information:- C A G ENGINEERING LIMITED [Active] CIN = U29110PB2006PLC029521

Company & Directors' Information:- D ENGINEERING PRIVATE LIMITED [Active] CIN = U29269TZ1932PTC000046

Company & Directors' Information:- V K B ENGINEERING PRIVATE LIMITED [Active] CIN = U74899DL2005PTC141483

Company & Directors' Information:- INDIA ENGINEERING PRIVATE LIMITED [Active] CIN = U72200PN1999PTC014259

Company & Directors' Information:- C N C ENGINEERING LIMITED [Strike Off] CIN = U93000KA1986PLC007922

Company & Directors' Information:- M K V ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U29199TZ1997PTC007736

Company & Directors' Information:- G V T ENGINEERING (INDIA) PRIVATE LIMITED [Active] CIN = U29219DL1996PTC082427

Company & Directors' Information:- K. I. ENGINEERING PRIVATE LIMITED [Active] CIN = U74999WB2009PTC133109

Company & Directors' Information:- G M E P ENGINEERING PRIVATE LIMITED [Active] CIN = U29192DL1998PTC096737

Company & Directors' Information:- J T ENGINEERING PRIVATE LIMITED [Active] CIN = U74899DL1984PTC018756

Company & Directors' Information:- M C ENGINEERING CO PVT LTD [Active] CIN = U74899DL1972PTC006392

Company & Directors' Information:- C P ENGINEERING (INDIA) PRIVATE LIMITED [Active] CIN = U27209TN1987PTC014052

Company & Directors' Information:- H V S ENGINEERING PRIVATE LIMITED [Active] CIN = U28920MH2005PTC158342

Company & Directors' Information:- S C ENGINEERING CO PVT LTD [Active] CIN = U74210WB1982PTC035623

Company & Directors' Information:- U M ENGINEERING PRIVATE LIMITED [Active] CIN = U29200MH1977PTC019574

Company & Directors' Information:- A V K ENGINEERING PRIVATE LIMITED [Active] CIN = U74899DL1995PTC071971

Company & Directors' Information:- S K ENGINEERING CO PRIVATE LIMITED [Strike Off] CIN = U05001UP1952PTC002408

Company & Directors' Information:- G D ENGINEERING COMPANY (INDIA) PVT LTD [Active] CIN = U74210WB1993PTC058553

Company & Directors' Information:- V M R ENGINEERING PRIVATE LIMITED [Active] CIN = U29120DL2005PTC136764

Company & Directors' Information:- K. S. I. ENGINEERING PRIVATE LIMITED [Active] CIN = U36999HR2007PTC036660

Company & Directors' Information:- N S S ENGINEERING PRIVATE LIMITED [Active] CIN = U28999KA1989PTC010312

Company & Directors' Information:- A P V ENGINEERING CO LTD [Strike Off] CIN = U29113WB1945PLC006428

Company & Directors' Information:- G B ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U29212PB1996PTC017500

Company & Directors' Information:- C M S ENGINEERING INDIA PRIVATE LIMITED [Strike Off] CIN = U74210TN2010PTC075302

Company & Directors' Information:- T S C ENGINEERING PRIVATE LIMITED [Active] CIN = U70109DL2011PTC217251

Company & Directors' Information:- H T S ENGINEERING PRIVATE LIMITED [Active] CIN = U74999MH2008PTC187914

Company & Directors' Information:- T P ENGINEERING PRIVATE LIMITED [Active] CIN = U45201OR2010PTC011517

Company & Directors' Information:- S B ENGINEERING PVT LTD [Active] CIN = U29199GJ1982PTC005292

Company & Directors' Information:- J J ENGINEERING PVT LTD [Active] CIN = U29219WB1986PTC041433

Company & Directors' Information:- D & L ENGINEERING PRIVATE LIMITED [Converted to LLP] CIN = U29113TN2004PTC052690

Company & Directors' Information:- H R P ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U31503MH1997PTC108621

Company & Directors' Information:- S H ENGINEERING PRIVATE LIMITED [Active] CIN = U70101WB1999PTC088930

Company & Directors' Information:- V K S ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U28133TN2005PTC057283

Company & Directors' Information:- M K ENGINEERING PVT LTD [Active] CIN = U29199GJ1995PTC027278

Company & Directors' Information:- K J ENGINEERING PRIVATE LIMITED [Active] CIN = U29299PN2006PTC129171

Company & Directors' Information:- C S S ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U45302TN2003PTC051161

Company & Directors' Information:- N. P. ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U31100WB2010PTC150609

Company & Directors' Information:- S R K ENGINEERING CO PVT LTD [Active] CIN = U67120WB1994PTC063442

Company & Directors' Information:- M P T ENGINEERING PVT LTD [Strike Off] CIN = U29299KL1994PTC007761

Company & Directors' Information:- T S R C ENGINEERING PRIVATE LIMITED [Active] CIN = U29100UP2020PTC133920

Company & Directors' Information:- A K ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U50300UP1981PTC005354

Company & Directors' Information:- H M T D ENGINEERING PVT LTD [Active] CIN = U99999MH1981PTC035175

Company & Directors' Information:- J P ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U28129MH1972PTC015813

Company & Directors' Information:- V M ENGINEERING COMPANY PRIVATE LIMITED [Active] CIN = U28920MH1969PTC014224

Company & Directors' Information:- H M A ENGINEERING LIMITED [Strike Off] CIN = U45209PB2008PLC031777

Company & Directors' Information:- K S M ENGINEERING PRIVATE LIMITED [Active] CIN = U74210TG1997PTC028612

Company & Directors' Information:- M M ENGINEERING COMPANY PRIVATE LIMITED [Converted to LLP] CIN = U28932MH1979PTC021819

Company & Directors' Information:- N G T ENGINEERING PVT LTD [Active] CIN = U27109WB1968PTC027292

Company & Directors' Information:- M A S ENGINEERING PRIVATE LIMITED [Active] CIN = U99999MH1976PTC019233

Company & Directors' Information:- G R K ENGINEERING (INDIA) PRIVATE LIMITED [Active] CIN = U74200AP2011PTC076356

Company & Directors' Information:- P N S ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U29120TN2006PTC060120

Company & Directors' Information:- K P ENGINEERING CORPORATION PVT LTD [Strike Off] CIN = U74200WB1961PTC025258

Company & Directors' Information:- M A N INDIA ENGINEERING LTD [Strike Off] CIN = U74200WB1979PLC020893

Company & Directors' Information:- R V K ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U29253TN2010PTC074505

Company & Directors' Information:- R K ENGINEERING COMPANY PVT LTD [Active] CIN = U74899DL1975PTC007743

Company & Directors' Information:- G S A ENGINEERING CORPN PVT LTD [Strike Off] CIN = U74210WB1957PTC023382

Company & Directors' Information:- EPC (INDIA) PRIVATE LIMITED [Active] CIN = U29303WB1977PTC031275

Company & Directors' Information:- A R M ENGINEERING PRIVATE LIMITED. [Strike Off] CIN = U00500JH1988PTC003057

Company & Directors' Information:- L & V ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U45202MZ2005PTC007690

Company & Directors' Information:- S G A ENGINEERING COMPANY PRIVATE LIMITED [Strike Off] CIN = U29200MH2005PTC154349

Company & Directors' Information:- C P C ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U29120TZ1986PTC001880

Company & Directors' Information:- P K R ENGINEERING INDIA PRIVATE LIMITED [Strike Off] CIN = U29130TZ2004PTC011094

Company & Directors' Information:- R R K ENGINEERING PRIVATE LIMITED [Active] CIN = U74999WB2011PTC161080

Company & Directors' Information:- D M S ENGINEERING CO PVT LTD [Strike Off] CIN = U28920WB1964PTC026168

Company & Directors' Information:- S D S ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U28999PN2000PTC014838

Company & Directors' Information:- N T ENGINEERING COMPANY PVT LTD [Strike Off] CIN = U99999PY1986PTC000445

Company & Directors' Information:- R K ENGINEERING PRIVATE LIMITED [Active] CIN = U31100MH2005PTC152838

Company & Directors' Information:- V J S ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U29130TN1996PTC036636

Company & Directors' Information:- R. K. V. ENGINEERING PRIVATE LIMITED [Active] CIN = U29253MH2010PTC205237

Company & Directors' Information:- U S ENGINEERING PVT LTD [Active] CIN = U34300CH1986PTC006887

Company & Directors' Information:- A D ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U74210OR1989PTC002348

Company & Directors' Information:- R J ENGINEERING COMPANY PRIVATE LIMITED [Active] CIN = U27107RJ1972PTC001441

Company & Directors' Information:- H F ENGINEERING PRIVATE LIMITED [Active] CIN = U29244KL2013PTC033909

Company & Directors' Information:- O N ENGINEERING PRIVATE LIMITED [Active] CIN = U74899DL1988PTC031987

Company & Directors' Information:- P S R ENGINEERING PVT LTD [Strike Off] CIN = U40200WB1987PTC042244

Company & Directors' Information:- P N ENGINEERING CO PVT LTD [Strike Off] CIN = U74210WB1980PTC032750

Company & Directors' Information:- A M A R ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U29219DL1997PTC084187

Company & Directors' Information:- S G D ENGINEERING PRIVATE LIMITED [Active] CIN = U29210KA2009PTC050452

Company & Directors' Information:- G A S ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U29191MH2004PTC149606

Company & Directors' Information:- G T ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U29219PN2012PTC145781

Company & Directors' Information:- M. M. K. ENGINEERING COMPANY PRIVATE LIMITED [Active] CIN = U29305MH2014PTC252830

Company & Directors' Information:- K-4 ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U31400MH2010PTC204004

Company & Directors' Information:- N J ENGINEERING PRIVATE LIMITED [Active] CIN = U45209MH2015PTC262607

Company & Directors' Information:- P R S ENGINEERING PRIVATE LIMITED [Active] CIN = U29253TN2009PTC073915

Company & Directors' Information:- U P S ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U40300TN2013PTC090167

Company & Directors' Information:- K G D ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U45400WB2014PTC200732

Company & Directors' Information:- T A ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U28992CH2003PTC025800

Company & Directors' Information:- M N A ENGINEERING PVT LTD [Strike Off] CIN = U45202CH2006PTC030215

Company & Directors' Information:- A A P ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U27106DL2005PTC138318

Company & Directors' Information:- A C ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U29253DL2011PTC222515

Company & Directors' Information:- S. Z. ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U29253DL2014PTC274095

Company & Directors' Information:- IN ENGINEERING PRIVATE LIMITED [Active] CIN = U74210DL2011PTC212284

Company & Directors' Information:- J N ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U45400DL2015PTC278906

Company & Directors' Information:- N I ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U45400DL2015PTC280734

Company & Directors' Information:- A N D ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U51502DL2012PTC242516

Company & Directors' Information:- R R V ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U51909DL1997PTC089342

Company & Directors' Information:- Z. M. ENGINEERING PRIVATE LIMITED [Active] CIN = U51909DL2007PTC168270

Company & Directors' Information:- K Y ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U74999DL2013PTC248278

Company & Directors' Information:- R AND T ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U34300DL2005PTC136846

Company & Directors' Information:- THE ENGINEERING CORPORATION PRIVATE LIMITED [Strike Off] CIN = U99999KA1951PTC000699

Company & Directors' Information:- S J P ENGINEERING CO. PRIVATE LIMITED [Strike Off] CIN = U51505KA2002PTC030808

Company & Directors' Information:- S I ENGINEERING COMPANY PRIVATE LIMITED [Strike Off] CIN = U27109UP1967PTC003182

Company & Directors' Information:- W D ENGINEERING PRIVATE LIMITED [Active] CIN = U29308MH2020PTC345065

Company & Directors' Information:- S D ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U18101DL1999PTC102948

Company & Directors' Information:- M B D ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U74210DL2008PTC181446

Company & Directors' Information:- A. B. C. ENGINEERING CORPORATION LIMITED [Not available for efiling] CIN = U99999MH1950PLC008192

Company & Directors' Information:-  ENGINEERING COMPANY ( [Not Available for eFiling] CIN = U99999MH1951PLC010002

    Original Application Nos. 256 & 257 of 2020

    Decided On, 30 September 2020

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE N. SATHISH KUMAR

    For the Applicant: Arvind Pandian (SC) for V. Suresh for M/s. Shivakumar & Suresh, Advocates. For the Respondent: G. Kalyan Jhabakh for M/s. Surana & Surana, Advocates.



Judgment Text

(Prayer: Petitions filed under Order XIV Rule 8 of O.S. Rules read with Order 9 Arbitration and Conciliation Act, 1996 for interim injunction restraining the respondent, its director, employees or agents from in any manner affecting jeopardizing or interfering with the receipts and entitlements of the applicant from MORTH in respect of the work that is being executed by the applicant in terms of the said agreement dated 16..02.2016 and from interfering with in any manner or disturbing the execution of the work by the applicant in terms of the agreement dated 16.02.2016 at site of NB-43 from Kanker to Bedma section in the State of Chhattisgarh and from descoping the entire or any part of the work sub contracted to the applicant in terms of the agreement dated 16.02.2016 entered into between the applicant and the respondent pending initiation of arbitration proceedings against the respondent.)Common Order:These applications have been filed for temporary injunctions to restrain respondents and their men from in any manner affecting jeopardizing or interfering with the receipts and entitlements of the applicant from MORTH in respect of the work that is being executed by the applicant in terms of the agreement dated 16..02.2016 and from interfering with in any manner or disturbing the execution of the work by the applicant as per the agreement at site of NB-43 from Kanker to Bedma section in the State of Chhattisgarh and from descoping the entire or any part of the work sub contracted to the applicant, pending initiation of the arbitration proceedings.2. The brief facts leading to filing of these applications are as follows :The applicant is a public listed company being one of the wold's leading companies in Engineering Procurement and Construction and other trunkey projects. The Ministry of Road Transport and Highways through Chaattisgarh PWD (MORTH) had invited tender in 2015 for the rehabilitation and up-gradation of NH-43 from Km 130.000 to KM 180.000 (Kanker to Bedma Section) for two lane with paved shoulder in the State of Chattisgarh under NHDP – IV through Engineering, Procurement and Construction. The respondent at that time has sought EMD for the bid and also entered into a prebid arrangement that in the event the tender was awarded to the respondent, the respondent will enter into a back to back agreement for the execution of the project, as per the terms defined in the agreement. As a result of which the sub contract agreement was entered between the applicant and the respondent on 16.02.2016 besides the respondent sought permission to sub contract the work to the applicant and the same was approved by the National Highways, Public Works Department by their letter dated 22.11.2019. The applicant, in terms of the agreement obtained bank guarantee dated 20.02.2016 for a sum of Rs.15,43,85,000/- in favour of the Chief Engineer and the same was time and again renewed by the applicant and the last renewal was on 02.07.2020 and valid till 30.06.2021. As per the agreement, the applicant had undertook to pay 2.5% on cost of gross work done for 100% work of each payment on pro rata basis including income tax to the respondent. The applicant was entrusted with 70% of the work for laying of roads and the work has been carried out substantially. The applicant has so far paid a sum of Rs.1,25,10,773/- as fee payable to the respondent in terms of the said agreement. All of a sudden, the respondent by a letter dated 04.03.2020 had requested the applicant to submit the work plan and same was furnished to the respondent. It is the contention of the applicant that the work was upto the satisfaction of the MORTH. The applicant has attended all the review meetings called by the MORTH right from the starting of the project. All of a sudden the respondent abruptly issued notice threatening the applicant that they will terminate the contract. By letter dated 09.06.2020, it was stated that they have already revoked the power of attorney given to the official of the applicant to represent the respondent in execution of the project. Similarly by letter dated 09.06.2020, the respondent mischievously and dishonestly alleged poor workmanship for foundation works of minor bridge at chainage 154 to 155 and ch:154 + 880 based on certain alleged photographs and highhandedly threatened to descope the entire part or part of the said work. Hence, these applications have been filed for interim injunctions.3. In the additional affidavit filed by the applicant, it is contended by the applicant that respondent has challenged the tripartite agreement before the Chhattisgarh High Court on the ground of alleged fraud. Whereas, before this Court on 07.08.2020, the respondent sought modification of the Order on the basis of the tripartite agreement. The above fact exposes the conduct of the respondent. Hence, it is the contention of the applicant that the sub contract of the work is 100% and no part of the work has been reserved or retained by the respondent to be allegedly executed by the respondent under the said agreement dated 16.02.2016. The main client is also aware of this fact and the applicant has provided 1005 bank guarantee to MORTH.4.1. In the counter affidavit, it is the contention of the respondent that no injunction can be granted by a Court in a suit to an infracture project specified in the schedule. The alleged tripartite agreement is a result of fraud on the respondent. The respondent came to know about the tripartite agreement only on 08.07.2020. It is the contention of the respondent that the respondent participated in the tender bids called by the Ministry of Road Transport and Highways for the work of rehabilitation and upgradation of NH-43 from Km130.00 to Km180.00 (Kanker to Bedma Section). The applicant with an aim to foray into the infrastructure projects and with a keen interest to utilise the skill and project experience of the respondent, joined hands with the respondent to enter into the roadway projects, particularly to deal with the Indian Government infrastructure projects. As a result, the sub contract came into existence on 16.02.2016. As per the terms of the sub contract agreement, the applicant would undertake and execute and complete the project and maintain it during defects liability period and during the maintenance period in the name of the respondent on a back to back basis.4.2. The applicant would also arrange all the required bank guarantee from its own limits and costs. All the terms and conditions of the main agreement as would be executed between MORTH and respondent would be applicable to the applicant on back to back basis. The Bank Guarantees for Performance Guarantee, mobilization advance, machinery advance, release of retention or security deposit etc will be arranged by the applicant from its own limits in the name of the respondent. The General Power of Attorney for signing the agreement will be vested into the regular representative of the respondent. The applicant would plan and complete the work in such a way so that MORTH does not levy liquidated damages under the contract and if MORTH levies any liquidated damages, the same would be recovered from the applicant by withholding equal amount from money credited in the respondent's account. The respondent would pay to applicant fees @ 2.5% on cost of Gross work done for 100% work of each payment on prorata basis. All project receipts would be deposited into the respondent escrow account to be opened at the Lakshmi Vilas Bank Limited, Chennai. If the progress of the work made by the applicant was found low in the opinion of MORTH, at any stage of work or a consistent failure is observed on the applicant's part and the same is notified by the employer to comply with agreed programme or any activity on the applicant's part detrimental to the interest of the respondent. The respondent shall support the applicant to remedy the situation to bring the project on tract and endeavor to complete the project and the entire cost shall be borne by the applicant. Any dispute arising out of or in connection with the agreement between the applicant and the respondent would be sorted out amicably first through mutual discussions. In the event of disagreement, disputes will be referred to arbitration and the arbitration will be conducted as per Arbitration and Conciliation Act, 1996 with its upto date amendment and enactment. The mode of arbitration shall be as per the arbitration clause of the main contract. The place of arbitration shall be at Chennai and work will not however be stopped during the arbitral proceedings and will be kept in full force.4.3. The respondent executed the Engineering Procurement Agreement on 24.02.2016 with the Public Works Department, Government of Chhattisgarh, represented by Chief Engineer, National Highway Zone, Public Works Department, Raipur. Pursuant to the sub-contract agreement, a Special Power of Attorney dated 25th July 2019 was executed in favour of Mr.Hajee N Khader Nawaz Khan, the President of the applicant. It is the contention of the respondent that the delay is attributed to the applicant in completing the work. As a result, MORTH vide its letter dated 13.02.2020, granted time extension for completion of the work. In the said letter it has been specifically stated that the liquidated damages would be recoverable upto 17.02.020 and ultimately again time was extended till 07.08.2020 for completion of the work. The respondent has sent a letter dated 28.02.2020 to the applicant about the inaction and repeated failures to achieve the desired progress and requested the applicant to improve planning and the completion of works. It is the further contention of the respondent that the authority has approved the applicant as a sub contractor for 70% of the project and no where had approved direct payment to the applicant and the alleged tripartite agreement dated 02.03.2020 is a fraudulent one and entered into without the knowledge of the respondent and the power of attorney given to the applicant is also cancelled. The respondent has also filed a writ petition in the High Court of Chhattisgarh and the same was disposed of. There is no provision for direct payment to the sub contractor as per the contract dated 16.02.2016. Therefore, it is his contention that the injunction cannot be granted and prayed for dismissal of the applications.5. The learned Senior Counsel appearing for the applicant submitted that the entire contract was run by the applicant's financial support to the respondent by way of EMD for the project and entertained public bid as a result a sub contract also came into existence between the parties. The contract makes it very clear that only @ 2.5% fee is payable to the respondent out of gross work by the respondent. The applicant has invested a huge amount and continuing the work from the very inception. The work has been carried out by the applicant to the satisfaction of the MORTH, Highways, Public Works Department of Chhattisgarh. The clause 24 of the sub contract makes it clear that even if the arbitral proceedings are pending before the arbitrator, the work shall be continued. In such view of the matter, the respondent now cannot cancel the power of attorney and restrain the applicant from completing the work. It is his further contention that the respondent having filed a writ petition before the High Court of Chhattisgarh, on 22.07.2020 challenging the tripartite agreement and has never whispered the same when the matter came before this Court on 17.08.2020. The very suppression of the above fact in fact prove the fact that the respondent has not come to the Court with clean hands. Hence, it is his contention that the contract entered between the parties and the correspondences between the parties clearly show that the applicant has to pay only 2.25% payable to the respondent on the cost of the gross work. Infact the applicant has furnished bank guarantee for the entire work to the Department. Therefore, he has restricted to 70% alone based on the contract and the entire work cannot be stalled. Hence, submitted that interim injunction has to be granted inrespect of the entire project.6. Whereas, the learned counsel for the respondent submitted that originally the contract was awarded to the respondent by the Chhattisgarh Highways Department by the Ministry of Road Transport, Highways Zone, Chhattisgarh, Public Works Department. Though a sub contract was entered between the parties, the main contract itself clearly indicate that in the event of sub contract, only 70% of the work can be allotted to the sub contractor and the letter of the Highways Department also shows that only 70% of the work was allotted to the applicant and the tripartite agreement also show that the contractor shall not sub contract any work more than 70%. The letters sent by the Department also indicate the same. Therefore, the applicant cannot now take advantage of the sub contract agreement to seek injunction to stall the work and just like that injunction cannot be granted to stall the infrastructure project. It is his further contention that the work has not been completed as agreed by the applicant within the time and as a result of which, the department has issued a letter to the respondent claiming liquidated damages. Therefore, it is his contention that as the applicant has not completed the work as per the sub contract, the same resulted in dispute. Hence, prayed for dismissal of the applications.7. Heard the learned Senior Counsel for the applicant and the learned Senior Counsel for the respondent and perused the entire materials.8. It is not in dispute that the Ministry of Public Transport, Chhattisgarh Public Works Department has awarded a contract for the rehabilitation and up-gradation of NH-43 from Km 130.000 to KM 180.000 (Kanker to Bedma Section) to the respondent and an agreement has been entered between the respondent and the Department. Clause 3.2.1 of the agreement reads as follows :The Contractor shall not sub-contract any works in more than 70% (seventy per cent) of the total length of the Project Highway and shall carry out Works directly under its own supervision and through its own personnel in atleast 30% (thirty per cent) of the total length of the project Highway. Provided, However, that in respect of the Works carried out directly by the Contractor, it may enter into contracts for the supply and installation of materials, plant, equipment, road furniture, safety devices and labour, as the case may b, for such works. For the avoidance of doubt, the parties agree that the Contractor may sub-divide the aforesaid length of 30% (thirty per cent) in no more that 5 (five) sections of the Project Highway. The parties further agree that all obligations and liabilities under this agreement for the entire project Highways shall at all times remain with the Contractor. In the case of a Consortium the parties also agree that obligation of the Contractor to carry out Works directly in at least 30% (thirty per cent) of the total length of the Project Highway shall be discharged solely by the Lead Member.”The above clause makes it very clear that the contractor shall not allot work more than 70% to the Sub Contractor and carry out work directly atleast 30% of the total length of the Project Highway. It is also not in dispute that pursuant to the above agreement, an agreement was entered between the applicant and the respondent dated 16.02.2016, namely the sub contract agreement. In the above agreement, it is stated as follows :“The parties were interested in the project and had, therefore, joined to take advantage of their skill and resources and experience for the purpose of submitted the tender in the name of Valecha, and in the event of the tender being accepted by the MoRT&H, to perform the project/Contract, on the terms and conditions agreed in the said agreement.As the letter of award has now been received from the Employer, the parties now wish to define their respective scope of work, right and obligations and establish the terms and conditions under which they will pursue and perform the project.”Therefore, it is clear that the parties interested in the project had joined to take advantage of their skill and resources and experience for the purpose of submitting the tender in the name of Valecha. Further terms agreed between the parties show that the bank guarantee for performance guarantee, mobilization advance, machinery advance, release or retention of Security Deposit etc., will be arranged by SEPC from its own limits in the name of Valecha. It has been clearly agreed between the parties in clause 3. Clause 10 of the agreement deals with Power of Attorney to be executed by the respondent.9. Clause 17 of the agreement reads as follows :SEPC will pay to Valecha fees @ 2.5% (two and half percent) on cost of Gross work done for 100 % work of each payment on pro rata basis including Income-tax, and excluding other deductible which will not include the amount towards penalty if any levied at source by the employer. The payment of each RA Bill shall be as per the sample illustration provided as annexure for clarity of both parties.”Clause 19 reads as follows :If the progress of the work made by SEPC is found slow in the opinion of the employer, at any stage of work of a consistent failure is observed on SEPC's part and the same is notified in writing by the employer to comply with the agreed programme or any activity on SEPC's part detrimental to the interest of Valecha/employer. Valecha shall support SEPC to remedy the situation to bring the project on tract and endeavour to complete the project and the entire cost shall be borne by SEPC.”Clause 24 reads as follows :Any dispute arising out of or in connection with the Agreement between Valecha and SEPC will be sorted out amicably first through mutual discussions. In the event of dis-agreement, disputes will be referred to arbitration and the arbitration will be conducted as per Arbitration and Conciliation Act, 1996, with its upto date amendment and enactment. The mode of arbitration shall be as per the arbitration clause of the main contract. The place of arbitation shall be Chennai and Work will not, however, be stopped during the Arbitral proceeding and will be kept in full force.”10. A conjoint reading of the above clause makes it very clear that the project was obtained in the name of the respondent and the bank guarantee and other advances have been arranged by the applicant and the applicant has to pay fees at the rate of 2.5% of cost of 100% work of each payment and the respondent has also agreed to support to remedy the situation to bring the project on truck and the entire cost shall be borne by the applicant. Further, as per the clause 24, any dispute arose between the parties in respect of the contract, the same shall be referred to the arbitration. However, the work shall not be stopped and work will be kept in full force during the pendency of the arbitration proceedings. The bank guarantee has also been provided by the applicant to the Chief Engineer, NH -4 for a sum of Rs.15,43,85,000/- and the bank guarantee expires on 30.06.2021. Infact, the bank guarantees were periodically extended as can be seen from the documents available in the typed set. Though the original contract between the Department and the respondent indicate that the contractor shall sub contract not more than 70% of the contract entered between the parties, the bank guarantees have been executed by applicant and the terms agreed by the parties in the sub contract indicate that the substantial investment has been made only by the applicant in favour of the Chief Engineer, National Highways Zone, Public Works Department. Further, the respondent also appears to have written a letter dated 27.08.2020 indicating that their proposal to appoint the applicant as a sub contractor for the work and sought the consent of the Department and also requested direct payment to the applicant and agreed that they will never raise any claim on direct payment in respect of the work. In response to the above letter, the Office of the Chief Engineer, Public Works Department, Raipur dated 22.11.2019 has stated that since the Department has approved the appointment of the sub contractor and work in 37 km (70%) of the project length out of 53.258km subject to the condition that the above sub contractor shall not be allowed to work not more than 70% of the total length of the project Highways. The tripartite agreement entered between the parties also makes it very clear that the parties agreed not to sub contract any work more than 70% of the total length of work.11. It is to be noted that this Court has granted interim injunction to the applicant. When this matter came before this Court on 07.08.2020, the learned counsel appearing for the respondent infact pointed out the tripartite agreement and sought modification of the Order to modify the injunction in respect of the 70% of the work. It is to be noted that at the relevant point of time, the very tripartite agreement entered between the parties has been challenged by way of a writ petition in W.P.No.1767 of 2020 before the High Court of Chhattisgarh. The above the writ petition has been filed on 22.07.2020. The factum of the filing of the writ petition challenging the tripartite agreement on the ground of alleged fraud is not even brought to the notice of this Court. However, the said tripartite agreement was relied upon by the counsel for the respondent to modify the Order of this Court on 07.08.2020.12. Be that as it may. The fact remains that, now the dispute appears to have been arisen between parties in view of the letter of the Department while extending time for completion of the work indicating the contractual obligation to levy the liquidated damages as per clause 10.3.2 of EPC with the price adjustment as per clause 19.11 of the original contract. This letter dated 13.02.2020 appears to be trigger point for the dispute between the parties. It is to be noted that in a supplementary agreement entered between the parties, viz., there is an agreement between the parties to remedy the situation in clause 19 and in fact the parties have agreed to support to remedy the situation to complete the project. Therefore, even assuming that the dispute is due to delay on the part of the applicant and as a result, the department is now seeking enforcement of the original contractual obligation to levy the liquidated damages etc., the parties having agreed in the supplementary agreement to refer the dispute to the arbitration and having agreed that the work shall not be stalled during the arbitral proceedings, this Court is of the view that the entire work cannot be stalled by the respondent. Though it is the contention of the respondent that the contract is governing 70% of the work and the remaining 30% of the work has to be completed only by the respondent, the fact remains that the bank guarantee has been provided by the applicant for the entire contract. In fact, the consent letter given by Department indicate that the respondent has no objection for direct payment in favour of the applicant and agreed not to raise any dispute over the direct payment also.13. The above facts infact indicate that the entire work has been originally carried out by the applicant. Now after the dispute arise between the parties, the respondent is now taking advantage of the main clauses in the original contract namely, the ratio of 70-30% for the sub contract agreement, is now contending that at the most the applicant is entitled to only 70% of the work and not beyond that. Though there is a contract governing sub contract ratio for 70-30 ratio and it is also reflected in the tripartite agreement, this Court is of the view that the nature of the work is rehabilitation and upgradation of NH43 infrastructure development of road. Hence, the work cannot be stalled on the ground of the dispute raised between the parties. In fact, in the very sub contract agreement, the parties have agreed not to stop the work even when the dispute is referred to the arbitrator. In such view of the matter, the respondent cannot stall the entire work in the absence of any materials to indicate that the remaining 30% of the work was actually done by them. The very sub contract and the nature of the bank guarantee provided by the applicant and the fact that th

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e very tripartite agreement has been challenged on the ground of fraud, the respondent now cannot approbate and reprobate as to the tripartite agreement. They cannot take two different views, one before the Chhattisgarh High Court and another before this Court and that conduct also cannot be ignored altogether.14. At any event, without going to the merits of the dispute, the parties, infact have not disputed the nature of the work allotted by the Chhattisgarh Public Works Department to the respondent and the sub contract entered between the respondent and the applicant makes it clear that the financial support has been given by the applicant from the very inception and infact the bank guarantees also have been provided by the applicant. Infact, the Department has also approved 70% of the work to be carried out by the applicant and such approval is purely based on the contractual provisions. Whether the respondent is continuing the remaining 30% of the work, there is no materials placed on record. Though there are communications between the Department and the respondent as to the completion of the work, such communications alone cannot be a decisive factor to hold that the respondent has completed the work or commenced the work in respect of 30%. In such case, they ought to have produced some materials or they ought to have given security or performance guarantee for such work. However, there are no materials available in this regard. Therefore, as long as the parties have agreed to refer the dispute and agreed not to stall the work during the arbitration proceedings and substantial work has been entrusted to applicant, the respondent cannot stop the applicant.15. Having regard to the fact that the bank guarantees have been given by the applicant and as there are positive averments in the application, this Court hold that the applicant has made out a prima facie case and considering the fact that a letter has been sent by the Department to the respondent indicating the levy of liquidated damages and the respondent approaching the Court to cancel the tripartite agreement, it appears that there is bonafide dispute between the parties and also having regard of the fact that the balance of convenience is in favour of the applicant and if interim injunction is not granted, the applicant would be put to irreparable loss and injury. Therefore, the interim injunction as prayed for is Ordered. It is for the applicant to invoke arbitration proceedings within the period of three months from today. Failure to invoke the arbitration proceedings within a period of three months, the interim injunction granted by this Court stands automatically vacated.16. The applications are Ordered accordingly.
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