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



M/s. URC Construction Pvt. Ltd., Rep. By its Managing Director, Erode v/s Indian Institute of Technology Madras Rep.by its Superintending Engineer, Engineering Unit, IIT Madras, Chennai


Company & Directors' Information:- L & W CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201KA2006PTC039095

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:- URC CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201TZ1991PTC003473

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

Company & Directors' Information:- N H CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201DL2006PTC144604

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:- C S CONSTRUCTION COMPANY PRIVATE LIMITED [Active] CIN = U45201DL2005PTC140236

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

Company & Directors' Information:- UNIT CONSTRUCTION CO PVT LTD [Active] CIN = U55101WB1948PTC016997

Company & Directors' Information:- G P C TECHNOLOGY LIMITED [Not available for efiling] CIN = L31300DL1980PLC010998

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:- S D CONSTRUCTION PVT LTD [Active] CIN = U45209WB1993PTC058947

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:- M K R CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201DL2003PTC121828

Company & Directors' Information:- A B T MADRAS PRIVATE LIMITED [Active] CIN = U50101TZ2002PTC010090

Company & Directors' Information:- V-INDIA ENGINEERING & CONSTRUCTION PRIVATE LIMITED [Active] CIN = U74110GJ2011PTC064562

Company & Directors' Information:- V-INDIA ENGINEERING & CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45200GJ2011PTC064562

Company & Directors' Information:- R K CONSTRUCTION PVT LTD [Strike Off] CIN = U00500BR1984PTC001953

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:- T D CONSTRUCTION COMPANY PRIVATE LIMITED [Active] CIN = U70101AS2002PTC006719

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

Company & Directors' Information:- M I A CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45204DL2013PTC248344

Company & Directors' Information:- H N CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45200JH2007PTC012923

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

Company & Directors' Information:- L V CONSTRUCTION COMPANY PRIVATE LIMITED [Active] CIN = U45201UP1998PTC023382

Company & Directors' Information:- A G L CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45400WB2008PTC126885

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

Company & Directors' Information:- C. K. CONSTRUCTION PRIVATE LIMITED [Active] CIN = U00501BR1990PTC003909

Company & Directors' Information:- T R S TECHNOLOGY PRIVATE LIMITED [Active] CIN = U74899DL2003PTC119643

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

Company & Directors' Information:- CONSTRUCTION INDIA PVT LTD [Active] CIN = U45201GJ1979PTC003375

Company & Directors' Information:- H R CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201UP2002PTC026867

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

Company & Directors' Information:- M B N CONSTRUCTION PRIVATE LIMITED [Active] CIN = U70101AS2004PTC007322

Company & Directors' Information:- V K B S CONSTRUCTION PRIVATE LIMITED [Active] CIN = U74899DL1989PTC035435

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:- N J CONSTRUCTION PRIVATE LIMITED [Active] CIN = U70102WB2012PTC186978

Company & Directors' Information:- ENGINEERING CONSTRUCTION COMPANY LIMITED [Strike Off] CIN = U45200MH1944PLC004182

Company & Directors' Information:- C S R CONSTRUCTION PRIVATE LIMITED [Active] CIN = U74899DL1994PTC060034

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:- T M G CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45203UP2000PTC025597

Company & Directors' Information:- C D S CONSTRUCTION CO PVT LTD [Active] CIN = U45200MH1982PTC026703

Company & Directors' Information:- S K ENGINEERING AND CONSTRUCTION COMPANY INDIA PRIVATE LIMITED [Active] CIN = U45402TZ2010PTC015941

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:- P J CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201AS2000PTC006365

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

Company & Directors' Information:- A R C CONSTRUCTION PVT LTD [Active] CIN = U45202MH1996PTC096950

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

Company & Directors' Information:- N B S A M CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201DL2005PTC143267

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:- A 1 TECHNOLOGY PRIVATE LIMITED [Active] CIN = U72200PB2002PTC035548

Company & Directors' Information:- J M D CONSTRUCTION PVT LTD [Strike Off] CIN = U70101WB1993PTC057456

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

Company & Directors' Information:- S R K CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45200BR1998PTC008483

Company & Directors' Information:- D TECHNOLOGY PRIVATE LIMITED [Active] CIN = U01403MH2015PTC268305

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

Company & Directors' Information:- V & C CONSTRUCTION PRIVATE LIMITED [Active] CIN = U74899DL1992PTC049012

Company & Directors' Information:- S B CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45203OR1994PTC003672

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

Company & Directors' Information:- O A CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45203AR2005PTC007930

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:- J C CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45203AS1999PTC005975

Company & Directors' Information:- N A CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45200MH2009PTC192764

Company & Directors' Information:- N CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201DL2006PTC146888

Company & Directors' Information:- V. K. CONSTRUCTION COMPANY PVT. LTD. [Active] CIN = U45102WB1991PTC050570

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

Company & Directors' Information:- M M CONSTRUCTION PVT LTD [Strike Off] CIN = U45200GJ1995PTC027508

Company & Directors' Information:- P. L. G. CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45400DL2007PTC171110

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

Company & Directors' Information:- L AND C CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201KA2001PTC028456

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

Company & Directors' Information:- C R CONSTRUCTION PVT LTD [Active] CIN = U45209WB1960PTC024811

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

Company & Directors' Information:- J R N INSTITUTE PRIVATE LIMITED [Active] CIN = U80302DL2004PTC127742

Company & Directors' Information:- J S CONSTRUCTION PVT LTD [Active] CIN = U45201OR1981PTC000921

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

Company & Directors' Information:- B S TECHNOLOGY PRIVATE LIMITED [Strike Off] CIN = U28990DL2013PTC262594

Company & Directors' Information:- P S TECHNOLOGY PRIVATE LIMITED [Strike Off] CIN = U31902WB1997PTC084379

Company & Directors' Information:- S H A CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45202DL1996PTC076831

Company & Directors' Information:- INDIAN CONSTRUCTION COMPANY PRIVATE LIMITED [Strike Off] CIN = U74210MH1945PTC004611

Company & Directors' Information:- J B L ENGINEERING PRIVATE LIMITED [Active] CIN = U28112MP2008PTC021459

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:- S N S CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45204HR2009PTC039160

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:- A V M CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45202GJ2007PTC050521

Company & Directors' Information:- M P J CONSTRUCTION (INDIA) PRIVATE LIMITED [Strike Off] CIN = U45400HR2011PTC044433

Company & Directors' Information:- A H CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45201TN1990PTC019675

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

Company & Directors' Information:- J R S TECHNOLOGY PRIVATE LIMITED [Active] CIN = U74120UP2015PTC074074

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:- A R S S V CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45202UR2020PTC011198

Company & Directors' Information:- A D CONSTRUCTION CO PRIVATE LIMITED [Strike Off] CIN = U45201UP1984PTC006464

Company & Directors' Information:- G V G CONSTRUCTION PRIVATE LIMITED [Active] CIN = U70102TN2009PTC072766

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:- J K B ENGINEERING COMPANY PRIVATE LIMITED [Strike Off] CIN = U31300TN1996PTC036482

Company & Directors' Information:- D G CONSTRUCTION PRIVATE LIMITED [Active] CIN = U70102JH2012PTC000717

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

Company & Directors' Information:- K & D TECHNOLOGY COMPANY PRIVATE LIMITED [Active] CIN = U72500MP2007PTC019697

Company & Directors' Information:- N. B. Y. CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201HR2019PTC079172

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:- J B F CONSTRUCTION COMPANY PRIVATE LIMITED [Active] CIN = U45200JK2008PTC002952

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

Company & Directors' Information:- K R P CONSTRUCTION PVT LTD [Active] CIN = U45200MH1989PTC053580

Company & Directors' Information:- R S M CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201DL2005PTC142245

Company & Directors' Information:- R & S CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45201BR2012PTC018727

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

Company & Directors' Information:- B M S CONSTRUCTION PRIVATE LIMITED [Active] CIN = U70101WB2006PTC110196

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

Company & Directors' Information:- E H CONSTRUCTION CO PVT LTD [Active] CIN = U45209WB1984PTC037174

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

Company & Directors' Information:- N AND K CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45500CT2020PTC010948

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

Company & Directors' Information:- A C K CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45203PN2002PTC017065

Company & Directors' Information:- D. M. CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U74140WB2000PTC091230

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:- B M CONSTRUCTION CO PVT LTD [Strike Off] CIN = U70101WB1987PTC043414

Company & Directors' Information:- R B ENGINEERING AND CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U29248OR2012PTC014921

Company & Directors' Information:- E E I TECHNOLOGY PVT LTD [Strike Off] CIN = U31909WB1991PTC053259

Company & Directors' Information:- H. D. CONSTRUCTION ENGINEERING PRIVATE LIMITED [Active] CIN = U45200JH2017PTC009877

Company & Directors' Information:- E M TECHNOLOGY PRIVATE LIMITED [Strike Off] CIN = U74999DL2000PTC105539

Company & Directors' Information:- S K L CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201OR2012PTC016144

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:- P D CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201MH2007PTC171650

Company & Directors' Information:- R M TECHNOLOGY INDIA PRIVATE LIMITED [Active] CIN = U74999MH2016PTC280859

Company & Directors' Information:- 5 I TECHNOLOGY PRIVATE LIMITED [Active] CIN = U72900UP2016PTC083186

Company & Directors' Information:- A M CONSTRUCTION P LTD. [Active] CIN = U99999WB1990PTC050255

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:- P B S CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201WB2004PTC099367

Company & Directors' Information:- J B M CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45209WB2008PTC124938

Company & Directors' Information:- S. Z. CONSTRUCTION PRIVATE LIMITED [Active] CIN = U74999WB2011PTC163934

Company & Directors' Information:- P K S CONSTRUCTION CO PRIVATE LIMITED [Active] CIN = U45200HP2004PTC027694

Company & Directors' Information:- H D G CONSTRUCTION PRIVATE LIMITED [Active] CIN = U74899DL1988PTC032183

Company & Directors' Information:- S R B CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45201DL2004PTC130817

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

Company & Directors' Information:- N T C CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201KL2001PTC014853

Company & Directors' Information:- S. P. CONSTRUCTION INDIA PRIVATE LIMITED [Active] CIN = U70100WB2019PTC233077

Company & Directors' Information:- V J ENGINEERING AND CONSTRUCTION INDIA PRIVATE LIMITED [Active] CIN = U45209PN2020PTC191850

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

Company & Directors' Information:- S A M CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45200HR2020PTC088988

Company & Directors' Information:- C S CONSTRUCTION INDIA PRIVATE LIMITED [Active] CIN = U45200MH2020PTC346811

Company & Directors' Information:- C S ENGINEERING INDIA PRIVATE LIMITED [Active] CIN = U28110MH2021PTC361962

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

Company & Directors' Information:- G B CONSTRUCTION COMPANY PVT LTD [Strike Off] CIN = U74210PB1995PTC016038

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

Company & Directors' Information:- A K CONSTRUCTION CO PVT LTD [Active] CIN = U45400WB1983PTC035682

Company & Directors' Information:- D. D. A. CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201JH2008PTC013043

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

Company & Directors' Information:- K. G. G. CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45400MN2010PTC008256

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:- P T S ENGINEERING INDIA PRIVATE LIMITED [Active] CIN = U74210TZ2011PTC016944

Company & Directors' Information:- THE INDIAN CORPORATION PRIVATE LIMITED [Active] CIN = U65993TN1946PTC000988

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

Company & Directors' Information:- G N B B CONSTRUCTION PRIVATE LIMITED [Active] CIN = U70101AS2004PTC007418

Company & Directors' Information:- H. N. D. CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45200JH2011PTC015162

Company & Directors' Information:- S B 3 TECHNOLOGY PRIVATE LIMITED [Active] CIN = U72200DL2010PTC209614

Company & Directors' Information:- M E CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45200DL2007PTC171643

Company & Directors' Information:- C S COMPANY CONSTRUCTION LIMITED [Active] CIN = U45201KL1997PLC011174

Company & Directors' Information:- H S & E INSTITUTE PRIVATE LIMITED [Active] CIN = U80301KL2011PTC029468

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

Company & Directors' Information:- L K I CONSTRUCTION PVT LTD [Active] CIN = U70101WB1993PTC058304

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:- S K CONSTRUCTION PVT LTD [Active] CIN = U45201WB1994PTC065714

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

Company & Directors' Information:- T & C TECHNOLOGY (INDIA) PRIVATE LIMITED [Active] CIN = U74899DL1995PTC074144

Company & Directors' Information:- D T M CONSTRUCTION PVT LTD [Active] CIN = U45201WB1978PTC031730

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

Company & Directors' Information:- D L CONSTRUCTION PVT LTD [Strike Off] CIN = U45400WB1982PTC035570

Company & Directors' Information:- S V G CONSTRUCTION PRIVATE LIMITED [Active] CIN = U74899DL1994PTC055629

Company & Directors' Information:- M N P CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45200MH1980PTC022351

Company & Directors' Information:- A H A CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45400UP2010PTC040773

Company & Directors' Information:- S T S CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U60109WB1996PTC081825

Company & Directors' Information:- J J CONSTRUCTION PVT. LTD [Strike Off] CIN = U45200WB1989PTC046714

Company & Directors' Information:- D P CONSTRUCTION PVT LTD [Strike Off] CIN = U70101WB1987PTC042320

Company & Directors' Information:- B B G CONSTRUCTION PVT LTD [Strike Off] CIN = U45201WB1993PTC059618

Company & Directors' Information:- G S CONSTRUCTION PVT LTD [Strike Off] CIN = U45201WB1994PTC063238

Company & Directors' Information:- P S S S K CONSTRUCTION CO PVT LTD [Strike Off] CIN = U45201WB2006PTC107993

Company & Directors' Information:- S E CONSTRUCTION PVT LTD [Strike Off] CIN = U45202WB1988PTC044630

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:- H K CONSTRUCTION PVT LTD [Active] CIN = U45201GJ1981PTC004160

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:- A V CONSTRUCTION CO PVT LTD [Active] CIN = U45202PB1982PTC004971

Company & Directors' Information:- G N CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45202OR2000PTC006244

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:- P & A TECHNOLOGY PRIVATE LIMITED [Active] CIN = U45208OR2011PTC014269

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

Company & Directors' Information:- D P T CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45202MH2001PTC131559

Company & Directors' Information:- R G S TECHNOLOGY (INDIA) PRIVATE LIMITED [Strike Off] CIN = U72200TN2003PTC050424

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:- M N B ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U70101TN2005PTC057442

Company & Directors' Information:- J CONSTRUCTION INDIA PRIVATE LIMITED [Active] CIN = U45200TZ2012PTC018250

Company & Directors' Information:- K V R INSTITUTE PRIVATE LIMITED [Strike Off] CIN = U80903TN2001PTC046438

Company & Directors' Information:- B S ENGINEERING & CONSTRUCTION PRIVATE LIMITED [Amalgamated] CIN = U45400WB2013PTC199280

Company & Directors' Information:- N B S D CONSTRUCTION PVT. LTD. [Strike Off] CIN = U45201WB1993PTC058364

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

Company & Directors' Information:- S K E CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45202JH2012PTC000666

Company & Directors' Information:- A K G CONSTRUCTION PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U45201DL2005PTC134347

Company & Directors' Information:- L J CONSTRUCTION PRIVATE LIMITED [Active] CIN = U74899DL2005PTC142321

Company & Directors' Information:- Q & Q TECHNOLOGY PRIVATE LIMITED [Active] CIN = U74900DL2013PTC259002

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Company & Directors' Information:- N C A TECHNOLOGY PRIVATE LIMITED [Strike Off] CIN = U72900PB2008PTC031981

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Company & Directors' Information:- M G TECHNOLOGY PRIVATE LIMITED [Strike Off] CIN = U72200DL2007PTC172003

Company & Directors' Information:- T & S TECHNOLOGY PRIVATE LIMITED [Strike Off] CIN = U32204DL2008PTC177037

Company & Directors' Information:- B C R CONSTRUCTION PRIVATE LIMITED [Active] CIN = U99999MH1979PTC021005

Company & Directors' Information:- INDIAN CONSTRUCTION CO. LTD. [Dissolved] CIN = U99999MH1921PTC000876

Company & Directors' Information:- THE CONSTRUCTION CO OF INDIA LTD. [Dissolved] CIN = U99999MH1943PLC007425

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

Company & Directors' Information:- S B CONSTRUCTION CO LTD [Strike Off] CIN = U45208WB1947PLC014904

Company & Directors' Information:- F M P ENGINEERING PVT LTD [Strike Off] CIN = U29259GJ1965PTC001337

    O.P.No. 856 of 2016

    Decided On, 30 June 2021

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE N. SATHISH KUMAR

    For the Petitioner: V.P. Sengottuvel, Advocate. For the Respondents: P. Neelakandan for M/s. Menon, Karthik Mukunthan & Neelakantan, Advocates.



Judgment Text

(Prayer: Petition filed under Section 34 of the Arbitration and Conciliation Act, 1996 to set aside the Arbitration Award dated 25/10/2014 and remand the matter for fresh consideration to the Arbitrator.)Aggrieved over the Award of the Sole Arbitrator dated 25.10.2014 rejecting the claim for recovery of liquidated damages and direction to refund the withheld amount of Rs.17,25,875.00 under clause 2 of the contract together with interest at the rate of 18% p.a., and rejection of the additional claims made during the arbitral proceedings viz., Claiming compensation of Rs.46,91,544/- for additional expenditure incurred in terms of construction materials, labourers, fuel etc., during the extended period of contract 499 days; Compensation of Rs.13,89,529.61 for additional expenditure incurred in terms of additional lead for all works in the 3rd and 4th wing due to non-availability of access point and Compensation of Rs.86,24,571/- for extra cost over run for the extended period of contract from 19.05.2010 to 20.09.2011 the Petitioner filed this petition.2. Though several grounds have been raised during submissions, main ground raised by the Petitioner is that the Award is vitiated on the ground of Patent Illegality and non consideration of documents and no proper reason stated by the Arbitrator for rejecting the Additional Claims.3. Brief facts leading to file this Original Petition is as follows:3.(a) The Petitioner was awarded a contract for a value of Rs.3,45,17,496/- for construction of Additional Students room (third floor) over Tapti & Bramaputra Hostels at IITM Madras. Tender submitted by the Petitioner was accepted by letter dated 08.12.2009. Thereafter, agreement was executed on 28.01.2010. One of the main condition in the Contract is that the work will be completed within a period of 4 months. However, work was not completed within that period. The Respondent extended the time provisionally six times finally upto 13.09.2011. The work was completed on 20.09.2011. The Petitioner applied for final extension of time on 12.03.2012. The superintending Engineer issued notice on 25.04.2012 to the Petitioner to show as to why compensation should not be levied. After considering the reply the Superintending Engineer levied a compensation for a sum of Rs.17,25,875.00 as per Clause 2 of the Agreement. The decision of the Superintending Engineer was appealed, thereafter the Arbitration was invoked.3(b) The main contention of the Petitioner is that the work was not completed because of various practical hindrance not attributable to the Petitioner. The respondent granted extension of time for six times and each time the Respondent informed that the extension of time was “provisionally granted” and also mechanically repeated all the extension of time is “without prejudice to the right of the Institute to recover the liquidated damages” in accordance with the provisions of clauses of the Agreement. While doing so, the Respondent without any reference to Clause 5.2 of the Contract, arbitrarily overlooked the factors put forth by the claimant. The fundamental hindrance in this project was that (a) the work had to be completed without affecting the students already occupying the floors i.e., ground, 1st floor and 2nd floor (b) Only one access point was allowed for each building from by a temporary stair. (c) No labour shed was allowed inside the campus and (d) Night work should not be carried out. Shifting of the materials in the required height through the temporary stairs, non availability of work space at the third floor, abnormal increase in leads for dumping of the waste materials beyond 100 meters stipulated in the agreement have hampered the actual progress of works. Hence it is the contention that the additional time required to complete the total project was beyond the control of the contractor. The work was completed on 20.09.2011, the respondent did not grant provisional extension even after completion of the project for a long time. The Petitioner requested extension of time vide its letter dated 12.03.2012. However, the respondent has sent a reply seeking compensation.3(c) Though the delay of 499 days was attributed to the petitioner, the Respondent has restricted the delay to 100 days. How 100 days delay occasioned has not been explained by the Respondent. Above details also furnished to the Petitioner in their reply seeking compensation.4. Denying the allegations it is the contention of the Respondent that the agreement stipulates specific time for completion of work. After the stipulated date of completion the quantum of work carried out was only 3% of the total cost of work. Therefore, a notice was issued to the Petitioner asking to show cause why the contract should not be terminated. The Petitioner in his reply intimated some vague reasons for the delay and sought extension of 3 months for completion of work. The extension also not sought as per Clause 5.3 of the agreement. However, the Respondent took lenient view and granted extension of time and similarly extension was granted for 6 times despite the delay attributed to the Petitioner. In spite of extension of time, no serious efforts were made by the Petitioner to complete the work and finally the work was completed on 20.09.2011 and final EOP application submitted by the claimant on 12.03.2012. Extension was granted with reserved right for claiming compensation. The Petitioner/claimant having accepted the provisional extension with the conditions, now cannot agitate the same. In respect of the Additional Claims, the Petitioner/claimant has never followed the Clause 5 of the agreement. The learned Arbitrator after considering all the documents and also analysed the various provisions of contract governing the parties, rejected the claim of the Petitioner.5. The learned counsel appearing for the Petitioner vehemently contended that though 499 days delay was attributed to the Petitioner, the Respondent restricted the delay of 100 days only. How the delay of 100 days arrived, there is no evidence adduced and the learned Arbitrator has not considered the explanation averred by the Petitioner for such delay. Various factors which contributed for the delay has not been taken note of the learned Arbitrator, besides, there is no evidence to show that because of the delay the respondent suffered damages. Hence, levy of liquidated damages is not correct and the amount levied has to be refunded. It is his further contention that the additional expenditure claimed by the Petitioner was not at all considered by the learned Arbitrator mainly on the ground that Clause 5 of the agreement has not been followed. Any agreement restricting the parties from establishing their right is void. This aspect has not considered by the learned Arbitrator. Hence submitted that the Award is vitiated by the Patent Illegality and against the Fundamental Policy of India.6. In support of his contention he relied upon the following Judgments:1. Oil and Natural Gas Corporation Ltd., vs. Saw Pipes Ltd., [(2003) 5 SCC 705]2. Ganesh Babu vs. Adventuries India and Another [Order in O.P.182 of 2015 dated 21.07.2020 Madras High Court]3. Vishal Engineers and Building vs. Indian Oil Corporation Ltd., [2011 SCC Online Delhi 5124]4. State of Goa vs. Praveen Enterprises [(2012) 12 SCC 581]5. Grasim Industries vs. State of Kerala [(2018) 14 SCC 265]6. P & C Projects (P) Ltd., vs. The Executive Engineer and others [Order in O.P.No.869 of 2017 dated 14.02.2018 Madras High Court.]7. Whereas learned counsel appearing for the Respondent submitted that despite the specific condition in the agreement to complete the construction within 4 months, extension was granted for 6 times and ultimately the work was completed only on 29.02.2011. Though there was a delay of 499 days, the Respondent took reasonable stand and calculated and delay attributable solely to the Petitioner which has been proved before the Arbitral Tribunal. Learned Arbitral Tribunal has considered every document and accepted the delay caused by the Petitioner. It is the further contention of the learned counsel for the Respondent that the learned Arbitrator is a reputed Civil Engineer, has considered all the documents and found that 100 days delay only attributable to the Petitioner.8. It is submitted by the learned counsel for the Respondent that as far as the Additional Claim in respect of additional expenditure were made only on 24.12.2013 and such dispute was not raised while the matter was referred to the Arbitration. Only after the proceedings commenced, additional claims have been made. At any event it is his contention that Clause 15.1 and its sub-clauses provide for a mechanism to resolve dispute arising out of the Contract, such procedure has not been followed. What was addressed and complained to the Superintending Engineer is only a levy of compensation i.e., liquidated damages and not in respect of additional expenditure. When the specific clauses govern the parties as to the manner in which the matter has to be dealt with is not followed, the additional claim cannot be entertained, which has been correctly held by the Arbitrator. Hence, prayed for dismissal of the Petition. In support of his contention he relied upon the following judgements:1. Ssangyong Engineering & Construction Company Ltd., vs. National High ways Authority of India (NHAI) [(2019) 15 SCC 131]2. NCC Ltd., vs. Indian Institute of Technology & Another [2020 SCC Online Mad 5857]3. Municipal Corporation, Jabalpur and others vs. Rajesh Construction Co. [(2007) 5 SCC 344]9. As indicated above, the learned Arbitrator rejected all the claims. What was referred to arbitration ordinarily as against the levy of liquidated damages and refund of the same with interest. It is undisputed fact that Contract has to be completed within 4 months. However, there were 6 times extension granted by the Respondent reserving the right to levy of liquidated damages. The work was ultimately completed on 29.02.2011 and there were 499 days delay in completion of the work. However, the Respondent has levied liquidated damaged for the delay of 100 days only and the reasons for delay of 399 days was accepted by the Respondent. The Petitioner submitted that the entire delay has not attributed to him and there was several other factors. The learned Arbitrator has considered the submissions and elaborately discussed the same in Paragraph 4.44 to 4.75 of the Award and appreciated all the doucments and found that the delay of 100 days is attributable only to the Petitioner and not on the Respondent. Every document has been analysed by the learned Arbitrator. Therefore, this Court is of the view that the Arbitrator being a Civil Engineer, analysed the entire aspects particularly, the documents and facutally found that the delay of 100 days attributable only to the applicant, therefore, this Court cannot re-appreciate the evidence.10. It is the contention of the learned counsel appearing for the Petitioner that without establishing the loss and damages by the Respondent the compensation cannot be levied. The learned Arbitrator in para 4.72 of the Award has discussed about the manner in which the premier institute has suffered damage though not monetarily but reputation and inconvenience to the students etc., Besides, learned Arbitrator has also considered the law laid down by the Apex Court in Oil and Natural Gas Corporation Ltd., v. Saw Pipes Ltd., [2003 (5) SCC 705] wherein the Apex Court has held that when parties have expressly agreed for recovery from the contractor for breach of the contract a pre-estimated genuine liquidated damages and not by way of penalty. It is held that if the compensation named in the contract for such breach is genuine pre- estimate of loss which the parties knew when they made the contract to be likely to result from the breach of it, there is no question of proving such loss or such party is not required to lead evidence to prove actual loss suffered by him and rejected the claim of the Claimant for refund of liquidated damages. In the above judgment the Honourable Supreme Court has held that if the illegality goes to the root of the matter the award has be set aside. If the illegality is of trivial nature it cannot be held that the award is against the public policy. When the award is unfair and unreasonable that they shock the conscience of the court and such award opposed to public policy, the same is required to be adjudged void. Whereas in the given case, the learned Arbitrator in fact has considered the relevant documents and found that the delay of 100 days solely attributable to the Petitioner herein and justified levying of the liquidated damage as per the contract agreed between the parties.11. The learned counsel for the Petitioner relied upon Ganesh Babu's case O.P.No.182 of 2015 (supra) wherein, this Court has set side the Award mainly on the ground that the Award talks about the preponderance of probabilities and does not advert to a single exhibit, though exhibits were admittedly before the Arbitral Tribunal. No reason was given by the Arbitral Tribunal. Therefore, there is a violation of Section 31(3) of the Arbitration and Conciliation Act, besides being vitiated by ignoring vital evidence facet of patent illegality slot.12. In Vishal Engineers and Building's case [2011 SCC Online Delhi 5124] (supra) Delhi High Court has ordered to refund the amount recovered as liquidated damages mainly on the ground that the entire bill cannot be attributable to the Appellant.13. In Grasim Industries Ltd., case [(2018) 14 SCC 265] (supra) the Honourable Supreme Court has held that Section 28(b) of the Contract Act unequivocally proves that an agreement which extinguishes the right of a party on the expiry of the specific period, would be void. Therefore, even if a restricted period for raising an arbitral dispute had actually been provided for, the same would have to be treated as void.14. Learned counsel appearing for the Petitioner submitted that the time stipulated in Clause 15 of the Agreement to raise the dispute is void as per Section 28 of the Contract Act. Therefore, additional claim raised before the Arbitrator ought to have been decided by him. Clause 15.1.1. of the Agreement deals excepted matters in the contract, time duration for the grievances to be addressed to the various authorities within the period stipulated in the clause. The clause also deals with the procedure for addressing to the Superintending Engineer for his decision and thereafter, appeal to the Chairman. If the Petitioner is dissatisfied with the decision of the Chairman appeal to the Director. Even after if the Petitioner is not satisfied, he can seek for appointment of Arbitrator to adjudicate his claim. In the year 2012 itself notice for invoking Arbitration was issued. Thereafter, only on 24.12.2013 the additional claims have been referred by Respondent. In this regard in Rajesh Construction Co. case[2007 (5) SCC 344] (supra) the Honourable Apex Court has held as follows in para 20:“20. Clause 29 specifically stipulates, as indicated herein earlier, that if any dispute arises between the parties, the party seeking invocation of the arbitration clause, shall first approach the Chief Engineer and on his failure to arbitrate the dispute, the party aggrieved may file an appeal to MPL Com, failing which, the Corporation shall constitute an Arbitration Board to resolve the disputes in the manner indicated in Clause 29. However, before doing so, the party invoking arbitration clause is required to furnish security of a sum to be determined by the Corporation.”15. Learned Arbitrator has rejected the Additional Claims raised by the Petitioner herein on the ground that the pre-Arbitration procedure contemplated under Clause 15.1 of the agreement has not been followed. Whereas it is the contention of the learned counsel for the Petitioner that the procedure contemplated under Clause 15.1 has clearly followed. The letter has been sent to the Superintending Engineer as against which appeal was filed before the Charmain and then before the Director. Therefore, the correspondence in this regard has not even looked into by the learned Arbitrator. Therefore, merely on the basis of the contract rejecting such claim is nothing but patent illegality. Though this Court cannot re-appreciate the entire evidence, on perusal of the documents make it very clear that the letter dated 17.05.2012 (Exhibit R-36) addressed to the Superintending Engineer claiming compensation of Rs.81,76,264/- for which no decision was taken by the Superintending Engineer for the additional expenditure. In the appeal to the Chairman on 25.06.2012 (Exhibit R-38) also the Petitioner claimed additional expenditure. Then finally the Petitioner by letter dated 22.08.2012 (Exhibit R-40) addressed to the Director requested for additional expenditure as per Clause 15 of the Agreement. The Director vide his letter dated 15.10.2012 (Exhibit R-42) rejected the appeal. Thereafter, Notice of invocation sent by the Petitioner on 29.10.2012 (Exhibit R-43) to the Director to refer the disputes to the Arbitration. By way a repeated requests made by the Petitioner and an application before the Superintending Engineer, thereafter, before the Chairman and Director. Finally other additional claims were referred only on 24.12.2013 to the Arbitrator by the Respondent.16. Letters referred above indicate that from the very beginning the petitioner not only canvas his case as against the levy of liquidated damages but also additional expenses due to the delay of 499 days. However, the Director of the IITMreferred only one claim for Arbitration. Only on 24.12.2013 other claims were referred. Therefore, when the respondent themselves admitted that 399 days delay is not attributable to the petitioner, only 100 days delay was attributable. The learned Arbitrator ought to have gone into the aspect of the additional expenditures incurred due to delay of 399 days on merits. Only on the repeated letters sent to the Superintending Engineer, thereafter Chairman and Director appeal was filed, thereafter, the matter was referred to the Ar

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bitrator on 24.12.2013. Therefore, merely the claims have not been made with specific format, it cannot be said that no procedure has been followed. When the Petitioner/Claimant has made proper claim to the Arbitrator for additional expenses, learned Arbitrator ought to have seen the merits of the case as to whether the additional expenditure was actually incurred and whether or not delay of 399 days attributable to the petitioner/claimant. Without deciding the above matter just non-suiting the claim on the ground of non-following the procedure is, in fact, not according to law. When the Arbitrator has ignored the vital documents and considered only irrelevant material in reaching conclusion, such Award cannot be sustained in the eye of law.17. In J.G.Engineers Pvt. Ltd., vs. Union of India and Another [(2011) 5 SCC 758] the Honourable Apex Court has held as follows:“25. It is now well settled that if an Award deals with and decides several claims separately and distinctly, even if the Court finds that the Award in regard to some items is bad, the Court will segregate the Award on items which did not suffer from any infirmity and uphold the Award to that extent. As the Award on items 2,4,6,7,8,9 was upheld by the Civil Court and as the High Court in appeal did not find any infirmity in regard to the award on those claims, the judgment of the High Court setting aside the award in regard to Claims 2,4,6,7,8 and 9 of the Appellant, cannot be sustained. The judgment to that extent is liable to be set aside and the award has to be upheld in regard to Claims 2,4,6,7,8 and 9.”18. In view of the above judgment, in this case on hand, the Award with regard to Claim No.1 is upheld. With regard to the other Claims i.e, Item 2 to 4 (Additional Claims) the Award is set aside. Parties are at liberty to refer the above dispute viz., Additional Claims, to the same Arbitrator by consent. If no consensus, seek an appointment of fresh Arbitrator as per law.19. Accordingly, the Original Petition is partly allowed.
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