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



M/s. VRL Logistics Limited (Formerly M/s. Vijayanand Roadlines Limited), Represented by its Authorised Signatory: R.B. Gadagkar v/s M/s. Rane Engine Valves Limited, Represented by Subrogee/Power Agent: United India, Insurance Company Ltd., Chennai & Another


Company & Directors' Information:- U. P. POWER CORPORATION LIMITED [Active] CIN = U32201UP1999SGC024928

Company & Directors' Information:- D B POWER LIMITED [Active] CIN = U40109MP2006PLC019008

Company & Directors' Information:- INDIA POWER CORPORATION LIMITED [Active] CIN = L40105WB1919PLC003263

Company & Directors' Information:- INDIA POWER CORPORATION LIMITED [Amalgamated] CIN = U40101WB2003PLC097340

Company & Directors' Information:- VRL LOGISTICS LIMITED [Active] CIN = L60210KA1983PLC005247

Company & Directors' Information:- UNITED INDIA INSURANCE COMPANY LIMITED [Active] CIN = U93090TN1938GOI000108

Company & Directors' Information:- B L A POWER PRIVATE LIMITED [Active] CIN = U40102MH2006PTC165430

Company & Directors' Information:- L V S POWER PRIVATE LIMITED [Active] CIN = U40100TG1996PTC023552

Company & Directors' Information:- S L S POWER CORPORATION LIMITED [Active] CIN = U40109AP2005PLC047008

Company & Directors' Information:- E F C LOGISTICS INDIA PRIVATE LIMITED [Active] CIN = U70102WB2004PTC097851

Company & Directors' Information:- S L V POWER PRIVATE LIMITED [Active] CIN = U40102KA2002PTC030448

Company & Directors' Information:- S. E. POWER LIMITED [Active] CIN = L40106GJ2010PLC091880

Company & Directors' Information:- E O S POWER INDIA PRIVATE LIMITED [Active] CIN = U32109MH1985PTC037094

Company & Directors' Information:- S J LOGISTICS (INDIA) LIMITED [Active] CIN = U63000MH2003PLC143614

Company & Directors' Information:- D C POWER LIMITED [Strike Off] CIN = U40109TG1996PLC025996

Company & Directors' Information:- S S I LOGISTICS PVT LTD [Strike Off] CIN = U99999MH2005PTC159282

Company & Directors' Information:- 2 X 2 LOGISTICS PRIVATE LIMITED [Active] CIN = U63000MH2012PTC237062

Company & Directors' Information:- E-LOGISTICS PRIVATE LIMITED [Active] CIN = U63011TN2000PTC046210

Company & Directors' Information:- E I T A LOGISTICS LIMITED [Active] CIN = U60300WB1989PLC047611

Company & Directors' Information:- RANE ENGINE VALVES LIMITED [Amalgamated] CIN = L34103TN1967PLC005539

Company & Directors' Information:- N E C C LOGISTICS LIMITED [Active] CIN = U74899DL1985PLC019748

Company & Directors' Information:- N E C C LOGISTICS LIMITED [Active] CIN = L74899DL1985PLC019748

Company & Directors' Information:- I AND D LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U63090MH1997PTC110517

Company & Directors' Information:- I AND D LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U63013DL2004PTC127097

Company & Directors' Information:- ENGINE VALVES LIMITED [Dissolved] CIN = L29120TN1954PLC000685

Company & Directors' Information:- ROADLINES CORPORATION PVT LTD [Active] CIN = U63090WB1994PTC061508

Company & Directors' Information:- POWER CORPORATION OF INDIA LIMITED [Amalgamated] CIN = U50101WB1997PLC084060

Company & Directors' Information:- LOGISTICS CORPORATION OF INDIA LIMITED [Active] CIN = U74140MH1995PLC089729

Company & Directors' Information:- M + R LOGISTICS (INDIA) PRIVATE LIMITED [Active] CIN = U61100TN2001PTC046793

Company & Directors' Information:- M N F VALVES PRIVATE LIMITED [Active] CIN = U74999MH2008PTC184439

Company & Directors' Information:- B V POWER PRIVATE LIMITED [Active] CIN = U40106DL2011PTC213428

Company & Directors' Information:- T. R . LOGISTICS PRIVATE LIMITED [Active] CIN = U60230WB2010PTC150866

Company & Directors' Information:- U K LOGISTICS (INDIA) PRIVATE LIMITED [Active] CIN = U51909TN2015PTC099539

Company & Directors' Information:- C & C LOGISTICS LIMITED. [Strike Off] CIN = U63090DL2011PLC221415

Company & Directors' Information:- M H VALVES PVT LTD [Active] CIN = U29120GJ1988PTC011640

Company & Directors' Information:- J . R. ROADLINES PRIVATE LIMITED [Active] CIN = U70101WB2006PTC107792

Company & Directors' Information:- R AND H POWER COMPANY PRIVATE LIMITED [Active] CIN = U51109UP1965PTC003067

Company & Directors' Information:- T & S LOGISTICS PRIVATE LIMITED [Under Liquidation] CIN = U63013DL2005PTC138435

Company & Directors' Information:- B R POWER LTD [Active] CIN = U40106WB1995PLC073567

Company & Directors' Information:- N M S POWER PRIVATE LIMITED [Active] CIN = U51109WB1999PTC089747

Company & Directors' Information:- S A LOGISTICS PRIVATE LIMITED [Active] CIN = U51909OR2003PTC007049

Company & Directors' Information:- A 2 Z LOGISTICS INDIA PRIVATE LIMITED [Active] CIN = U63090TN2005PTC056777

Company & Directors' Information:- J B UNITED PRIVATE LIMITED [Active] CIN = U93000MH2014PTC258844

Company & Directors' Information:- J B UNITED PRIVATE LIMITED [Active] CIN = U74999MH2014PTC258844

Company & Directors' Information:- S E R LOGISTICS PRIVATE LIMITED [Active] CIN = U45203MH1998PTC116822

Company & Directors' Information:- P R B POWER PRIVATE LIMITED [Strike Off] CIN = U40101TG1995PTC020647

Company & Directors' Information:- S V G POWER PRIVATE LIMITED [Active] CIN = U40300AP2012PTC084435

Company & Directors' Information:- C M LOGISTICS INDIA PRIVATE LIMITED [Active] CIN = U63040DL1997PTC088966

Company & Directors' Information:- G I R LOGISTICS PRIVATE LIMITED [Active] CIN = U74899WB1992PTC194872

Company & Directors' Information:- RANE PVT LTD [Active] CIN = U51220MH1920PTC000753

Company & Directors' Information:- V K VALVES PVT LTD [Active] CIN = U29120PB1994PTC014396

Company & Directors' Information:- L V LOGISTICS PRIVATE LIMITED [Active] CIN = U60221KA2005PTC036675

Company & Directors' Information:- C S K VALVES PRIVATE LIMITED [Active] CIN = U27320TN1996PTC035095

Company & Directors' Information:- G J LOGISTICS PRIVATE LIMITED [Active] CIN = U63011WB1993PTC058303

Company & Directors' Information:- M H T C LOGISTICS PRIVATE LIMITED [Amalgamated] CIN = U63010MH1986PTC039498

Company & Directors' Information:- S I LOGISTICS PRIVATE LIMITED [Active] CIN = U60200DL2010PTC198444

Company & Directors' Information:- INDIA POWER PRIVATE LIMITED [Active] CIN = U31900DL1995PTC070096

Company & Directors' Information:- V B VALVES PRIVATE LIMITED [Active] CIN = U74140MH1994PTC076421

Company & Directors' Information:- A K R L LOGISTICS PRIVATE LIMITED [Active] CIN = U63090MP2010PTC023291

Company & Directors' Information:- M POWER INDIA PRIVATE LIMITED [Active] CIN = U31908MH2012PTC234343

Company & Directors' Information:- T P LOGISTICS PRIVATE LIMITED [Active] CIN = U63011MH2007PTC177112

Company & Directors' Information:- G S LOGISTICS PRIVATE LIMITED [Active] CIN = U63011DL2004PTC129217

Company & Directors' Information:- B M ROADLINES PRIVATE LIMITED [Active] CIN = U63090GJ2002PTC040674

Company & Directors' Information:- S AND M LOGISTICS PRIVATE LIMITED [Dissolved] CIN = U63090MH1995PTC094109

Company & Directors' Information:- S K LOGISTICS (INDIA) PRIVATE LIMITED [Active] CIN = U63090MH2005PTC155143

Company & Directors' Information:- R G LOGISTICS PRIVATE LIMITED [Active] CIN = U65921DL1996PTC082883

Company & Directors' Information:- C G LOGISTICS PRIVATE LIMITED [Active] CIN = U60231DL2002PTC115537

Company & Directors' Information:- M F T ROADLINES PRIVATE LIMITED [Active] CIN = U74899DL1990PTC040887

Company & Directors' Information:- R AND Y LOGISTICS PRIVATE LIMITED [Active] CIN = U63090MH1996PTC103995

Company & Directors' Information:- B V C LOGISTICS PRIVATE LIMITED [Active] CIN = U99999MH1975PTC018691

Company & Directors' Information:- G & U LOGISTICS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U63090TN2003PTC051159

Company & Directors' Information:- G M LOGISTICS PRIVATE LIMITED [Active] CIN = U63090WB2011PTC164487

Company & Directors' Information:- R K LOGISTICS PRIVATE LIMITED [Active] CIN = U61200DL1996PTC079763

Company & Directors' Information:- R B ROADLINES PVT LTD [Active] CIN = U63090WB1983PTC036024

Company & Directors' Information:- A N S INDIA POWER PRIVATE LIMITED [Active] CIN = U51101DL2014PTC266873

Company & Directors' Information:- P K VALVES PVT LTD [Strike Off] CIN = U23203WB1989PTC046971

Company & Directors' Information:- H. B. LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U63020KA2008PTC045769

Company & Directors' Information:- M T C LOGISTICS PRIVATE LIMITED [Active] CIN = U63090KA2005PTC036019

Company & Directors' Information:- S R C LOGISTICS PRIVATE LIMITED [Active] CIN = U60221WB1997PTC083181

Company & Directors' Information:- S R VALVES PRIVATE LIMITED [Active] CIN = U74999DL2010PTC202661

Company & Directors' Information:- M M K POWER PRIVATE LIMITED [Strike Off] CIN = U40106AP1998PTC030796

Company & Directors' Information:- A H M ROADLINES PRIVATE LIMITED [Strike Off] CIN = U63013TG1999PTC031922

Company & Directors' Information:- ROADLINES INDIA PVT LTD [Active] CIN = U63090WB1996PTC079480

Company & Directors' Information:- B B LOGISTICS PRIVATE LIMITED [Active] CIN = U63090DL2004PTC127037

Company & Directors' Information:- D S G ROADLINES PVT LTD [Active] CIN = U51109WB1985PTC039738

Company & Directors' Information:- B V VALVES PRIVATE LIMITED [Active] CIN = U74899PN1989PTC143092

Company & Directors' Information:- S N LOGISTICS PRIVATE LIMITED [Active] CIN = U63012CH2002PTC025625

Company & Directors' Information:- B R ROADLINES (INDIA) PRIVATE LIMITED [Active] CIN = U60231MH2012PTC238361

Company & Directors' Information:- R K R LOGISTICS (INDIA) PRIVATE LIMITED [Active] CIN = U63000TN2013PTC092553

Company & Directors' Information:- C R E M POWER PRIVATE LIMITED [Strike Off] CIN = U40101DL2001PTC111631

Company & Directors' Information:- D T POWER PRIVATE LIMITED [Strike Off] CIN = U40300AP2015PTC097226

Company & Directors' Information:- H. P. VALVES PRIVATE LIMITED [Active] CIN = U29199GJ2007PTC050240

Company & Directors' Information:- R V N LOGISTICS PRIVATE LIMITED [Active] CIN = U60230WB2010PTC143118

Company & Directors' Information:- J B ROADLINES PRIVATE LIMITED [Active] CIN = U63040MH2003PTC139162

Company & Directors' Information:- G S POWER LIMITED [Strike Off] CIN = U40102KA2010PLC054033

Company & Directors' Information:- D. H. LOGISTICS PRIVATE LIMITED [Active] CIN = U63090WB2011PTC168814

Company & Directors' Information:- R H LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U63090MH2001PTC131215

Company & Directors' Information:- S M R C LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U74900WB2013PTC198142

Company & Directors' Information:- POWER AND POWER PVT LTD [Active] CIN = U31300AS1989PTC003282

Company & Directors' Information:- S S LOGISTICS PRIVATE LIMITED [Active] CIN = U60231BR2008PTC013984

Company & Directors' Information:- N. L. LOGISTICS PRIVATE LIMITED [Active] CIN = U63000MH2008PTC189073

Company & Directors' Information:- G S A LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U63000MH2011PTC220581

Company & Directors' Information:- P C S LOGISTICS PRIVATE LIMITED [Under Process of Striking Off] CIN = U63090TN2013PTC089677

Company & Directors' Information:- N S LOGISTICS PRIVATE LIMITED [Active] CIN = U63000WB2008PTC131437

Company & Directors' Information:- P M C LOGISTICS PRIVATE LIMITED [Active] CIN = U63090WB2004PTC098686

Company & Directors' Information:- P D M POWER PRIVATE LIMITED [Active] CIN = U40104AS2014PTC011780

Company & Directors' Information:- S B LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U74140DL2000PTC107791

Company & Directors' Information:- C R LOGISTICS PRIVATE LIMITED [Active] CIN = U63090DL2013PTC246885

Company & Directors' Information:- S B S POWER PRIVATE LIMITED [Strike Off] CIN = U40100AP2012PTC083965

Company & Directors' Information:- D AND S LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U63013KA2001PTC029150

Company & Directors' Information:- P N P LOGISTICS PRIVATE LIMITED [Active] CIN = U74990MH2009PTC194269

Company & Directors' Information:- J AND S LOGISTICS INDIA PRIVATE LIMITED [Active] CIN = U60231KL2020PTC065089

Company & Directors' Information:- CHENNAI INSURANCE COMPANY LIMITED [Strike Off] CIN = U67200TN2000PLC045622

Company & Directors' Information:- B & G POWER LIMITED [Active] CIN = U40105PB2010PLC033765

Company & Directors' Information:- V B LOGISTICS PRIVATE LIMITED [Converted to LLP] CIN = U63090MH2004PTC149795

Company & Directors' Information:- D S LOGISTICS PRIVATE LIMITED [Under Process of Striking Off] CIN = U60200AS2011PTC010839

Company & Directors' Information:- S R V LOGISTICS INDIA PRIVATE LIMITED [Active] CIN = U74900DL2009PTC194034

Company & Directors' Information:- S H LOGISTICS PRIVATE LIMITED [Active] CIN = U60230TN2014PTC095531

Company & Directors' Information:- S POWER PRIVATE LIMITED [Active] CIN = U19202DL1986PTC026505

Company & Directors' Information:- G M POWER PRIVATE LIMITED [Strike Off] CIN = U40105PN2003PTC017857

Company & Directors' Information:- R. S. LOGISTICS INDIA PRIVATE LIMITED [Active] CIN = U63012TN2009PTC072438

Company & Directors' Information:- V AND O LOGISTICS PRIVATE LIMITED [Active] CIN = U63090DL2007PTC167663

Company & Directors' Information:- POWER INDIA PVT LTD [Strike Off] CIN = U31102WB1983PTC036315

Company & Directors' Information:- S R LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U63090DL2005PTC136137

Company & Directors' Information:- R. K. VALVES PRIVATE LIMITED [Strike Off] CIN = U29120MH1984PTC032390

Company & Directors' Information:- D G LOGISTICS PRIVATE LIMITED [Active] CIN = U63090MH2005PTC152748

Company & Directors' Information:- B R ROADLINES PRIVATE LIMITED [Strike Off] CIN = U60200MH2004PTC145346

Company & Directors' Information:- M. D. S. LOGISTICS PVT. LTD. [Active] CIN = U60231MH2007PTC169299

Company & Directors' Information:- CHENNAI LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U60231MH2008PTC182896

Company & Directors' Information:- S S M LOGISTICS PRIVATE LIMITED [Under Process of Striking Off] CIN = U63090OR2010PTC012824

Company & Directors' Information:- S AND S POWER PRIVATE LIMITED [Active] CIN = U40109PY2004PTC001824

Company & Directors' Information:- J M R LOGISTICS PRIVATE LIMITED [Active] CIN = U60210TN2008PTC068595

Company & Directors' Information:- T A S LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U51506TN2005PTC057318

Company & Directors' Information:- U S POWER PRIVATE LIMITED [Under Process of Striking Off] CIN = U40103MH2009PTC189364

Company & Directors' Information:- L E LOGISTICS PRIVATE LIMITED [Active] CIN = U63000MH2004PTC145852

Company & Directors' Information:- A U M LOGISTICS (INDIA ) PRIVATE LIMITED [Active] CIN = U63010MH2002PTC134538

Company & Directors' Information:- C N T LOGISTICS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U63010MH2006PTC159091

Company & Directors' Information:- V LOGISTICS (INDIA) PRIVATE LIMITED [Active] CIN = U63090MH2003PTC139384

Company & Directors' Information:- A V LOGISTICS PRIVATE LIMITED [Active] CIN = U63090MH2004PTC144812

Company & Directors' Information:- X LOGISTICS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U63090MH2010PTC205666

Company & Directors' Information:- M & S LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U51311MH1992PTC065470

Company & Directors' Information:- H R LOGISTICS PRIVATE LIMITED [Active] CIN = U60200TG2008PTC061403

Company & Directors' Information:- D R R LOGISTICS PRIVATE LIMITED [Active] CIN = U63040TN2008PTC070065

Company & Directors' Information:- U M K LOGISTICS PRIVATE LIMITED [Active] CIN = U74999TN2009PTC071647

Company & Directors' Information:- C M J LOGISTICS PRIVATE LIMITED [Under Process of Striking Off] CIN = U60210WB2007PTC120576

Company & Directors' Information:- J B T A LOGISTICS PRIVATE LIMITED [Active] CIN = U63010WB2010PTC141971

Company & Directors' Information:- J B LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U63090WB2003PTC097362

Company & Directors' Information:- N A F LOGISTICS PRIVATE LIMITED [Active] CIN = U63090WB2011PTC161360

Company & Directors' Information:- N & N LOGISTICS PRIVATE LIMITED [Active] CIN = U60220CH2007PTC030971

Company & Directors' Information:- S M LOGISTICS PRIVATE LIMITED [Active] CIN = U63013DL2004PTC124446

Company & Directors' Information:- B L LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U63090DL2004PTC125536

Company & Directors' Information:- K P M POWER PRIVATE LIMITED [Strike Off] CIN = U40102KA2008PTC046804

Company & Directors' Information:- S. N. V. G. LOGISTICS PRIVATE LIMITED [Active] CIN = U63030MH2018PTC314140

Company & Directors' Information:- S V ROADLINES PRIVATE LIMITED [Under Process of Striking Off] CIN = U60231MH1983PTC031408

Company & Directors' Information:- N V VALVES PRIVATE LIMITED [Strike Off] CIN = U29100MH1998PTC116205

Company & Directors' Information:- G L E LOGISTICS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U60231TN2007PTC062349

Company & Directors' Information:- Y S R LOGISTICS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U63090TN2003PTC050644

Company & Directors' Information:- POWER-X PRIVATE LIMITED [Strike Off] CIN = U99999DL1970PTC005331

Company & Directors' Information:- S K POWER INDIA PRIVATE LIMITED [Strike Off] CIN = U31101KA2006PTC039172

Company & Directors' Information:- E AND E LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U51909KL2001PTC014477

Company & Directors' Information:- R G D POWER PRIVATE LIMITED [Strike Off] CIN = U41000TG1996PTC023809

Company & Directors' Information:- F & P VALVES PRIVATE LIMITED [Active] CIN = U29309PN2020PTC194589

Company & Directors' Information:- W .R O. LOGISTICS PRIVATE LIMITED [Active] CIN = U60231MH2007PTC173745

Company & Directors' Information:- A AND M LOGISTICS (INDIA) PRIVATE LIMITED [Active] CIN = U63090KL2013PTC034033

Company & Directors' Information:- G C M LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U63000DL2011PTC213317

Company & Directors' Information:- F L LOGISTICS PRIVATE LIMITED [Active] CIN = U63090KL2010PTC025364

Company & Directors' Information:- S P LOGISTICS PRIVATE LIMITED [Active] CIN = U63030MH2003PTC142519

Company & Directors' Information:- G P LOGISTICS PRIVATE LIMITED [Active] CIN = U63090MH2003PTC138926

Company & Directors' Information:- J V S LOGISTICS PRIVATE LIMITED [Active] CIN = U63090MH2005PTC153868

Company & Directors' Information:- R A M LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U60231DL2005PTC139833

Company & Directors' Information:- M M R POWER PRIVATE LIMITED [Active] CIN = U31104DL2008PTC174079

Company & Directors' Information:- S J POWER PRIVATE LIMITED [Strike Off] CIN = U45207HR2012PTC045937

Company & Directors' Information:- M N S LOGISTICS PRIVATE LIMITED [Active] CIN = U60200PB2013PTC038116

Company & Directors' Information:- R S M LOGISTICS PRIVATE LIMITED [Active] CIN = U60200TN2010PTC074787

Company & Directors' Information:- T C POWER PRIVATE LIMITED [Strike Off] CIN = U40101PB2009PTC033405

Company & Directors' Information:- B L J LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U63011RJ2012PTC040594

Company & Directors' Information:- H. & T. POWER PRIVATE LIMITED [Active] CIN = U40106MH2016PTC287646

Company & Directors' Information:- S & O POWER PRIVATE LIMITED [Active] CIN = U40107MH2010PTC206447

Company & Directors' Information:- S E LOGISTICS PRIVATE LIMITED [Active] CIN = U61100MH2010PTC204955

Company & Directors' Information:- B K LOGISTICS PRIVATE LIMITED [Active] CIN = U63023PN2010PTC135356

Company & Directors' Information:- C S LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U63090MH2005PTC155503

Company & Directors' Information:- B R LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U74900MH2009PTC195015

Company & Directors' Information:- H D LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U74999MH2011PTC218898

Company & Directors' Information:- V D M-POWER PRIVATE LIMITED [Active] CIN = U74999MH2015PTC262999

Company & Directors' Information:- Y. K. LOGISTICS PRIVATE LIMITED [Active] CIN = U74120MH2012PTC233828

Company & Directors' Information:- POWER VALVES INDIA PRIVATE LIMITED [Strike Off] CIN = U28990TZ2011PTC017641

Company & Directors' Information:- S A K LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U63000TN2014PTC095779

Company & Directors' Information:- P A Q LOGISTICS PRIVATE LIMITED [Under Process of Striking Off] CIN = U63000TN2014PTC096416

Company & Directors' Information:- V-LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U62200TN2009PTC070829

Company & Directors' Information:- M G V LOGISTICS PRIVATE LIMITED [Active] CIN = U63020TN2008PTC068311

Company & Directors' Information:- R V LOGISTICS PRIVATE LIMITED [Active] CIN = U63090TN2005PTC055384

Company & Directors' Information:- G R R LOGISTICS PRIVATE LIMITED. [Active] CIN = U63090TN2005PTC058118

Company & Directors' Information:- POWER LOGISTICS PRIVATE LIMITED [Active] CIN = U63090TN2005PTC058229

Company & Directors' Information:- J & T LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U63090TN2009PTC072937

Company & Directors' Information:- T K LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U63090TN2011PTC080391

Company & Directors' Information:- G C LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U63090TZ2001PTC009889

Company & Directors' Information:- J S V LOGISTICS PRIVATE LIMITED [Active] CIN = U74120UP2016PTC075595

Company & Directors' Information:- A R LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U63090TG2002PTC038942

Company & Directors' Information:- A C R POWER PRIVATE LIMITED [Strike Off] CIN = U74900UP2010PTC040987

Company & Directors' Information:- D L LOGISTICS PRIVATE LIMITED [Active] CIN = U63090UP2013PTC055211

Company & Directors' Information:- D K LOGISTICS PRIVATE LIMITED [Active] CIN = U63090UP2015PTC070961

Company & Directors' Information:- P A LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U63090WB2014PTC200034

Company & Directors' Information:- M M LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U64120WB2000PTC091576

Company & Directors' Information:- W N POWER PRIVATE LIMITED [Strike Off] CIN = U40101JK2013PTC004009

Company & Directors' Information:- B 2 C LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U63030CH2013PTC034416

Company & Directors' Information:- S R M LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U60231DL2005PTC133618

Company & Directors' Information:- P. P LOGISTICS PRIVATE LIMITED [Active] CIN = U74999DL2010PTC211754

Company & Directors' Information:- J S B M LOGISTICS PRIVATE LIMITED [Active] CIN = U74120DL2009PTC194775

Company & Directors' Information:- D V LOGISTICS PRIVATE LIMITED [Active] CIN = U63000DL2011PTC217951

Company & Directors' Information:- V C S LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U63000DL2014PTC266904

Company & Directors' Information:- D 2 M LOGISTICS PRIVATE LIMITED [Active] CIN = U63000DL2015PTC285696

Company & Directors' Information:- H A LOGISTICS PRIVATE LIMITED [Active] CIN = U63010DL2008PTC176475

Company & Directors' Information:- N D LOGISTICS PRIVATE LIMITED [Under Process of Striking Off] CIN = U63013DL2005PTC136061

Company & Directors' Information:- A J S LOGISTICS PRIVATE LIMITED [Active] CIN = U63030DL2010PTC210993

Company & Directors' Information:- V G S LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U63030DL2012PTC232944

Company & Directors' Information:- S R A LOGISTICS PRIVATE LIMITED [Active] CIN = U63090DL2013PTC249529

Company & Directors' Information:- INDIA LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U63090DL2013PTC258271

Company & Directors' Information:- K. C. LOGISTICS PRIVATE LIMITED [Active] CIN = U63090DL2017PTC317125

Company & Directors' Information:- T V R LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U60200AP2013PTC086516

Company & Directors' Information:- S S ROADLINES PRIVATE LIMITED [Strike Off] CIN = U60230MP2012PTC029367

Company & Directors' Information:- H M LOGISTICS PRIVATE LIMITED [Active] CIN = U74140HR2013PTC051146

Company & Directors' Information:- M. D. ROADLINES PRIVATE LIMITED [Active] CIN = U60231GJ2006PTC048696

Company & Directors' Information:- C K S POWER PRIVATE LIMITED [Strike Off] CIN = U40101KA2010PTC052199

Company & Directors' Information:- G C I POWER PRIVATE LIMITED [Active] CIN = U40107KA2010PTC053656

Company & Directors' Information:- 3-D LOGISTICS PRIVATE LIMITED [Active] CIN = U63011KA2010PTC053124

Company & Directors' Information:- S N ROADLINES PRIVATE LIMITED [Strike Off] CIN = U63040KA2010PTC056341

Company & Directors' Information:- B & H LOGISTICS PRIVATE LIMITED [Active] CIN = U63040KA2015PTC081683

Company & Directors' Information:- A G M LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U63090KA2001PTC029780

Company & Directors' Information:- M H LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U63090KA2014PTC074933

Company & Directors' Information:- R. C. POWER PRIVATE LIMITED [Strike Off] CIN = U40100GJ2009PTC058005

Company & Directors' Information:- J R J POWER PRIVATE LIMITED [Active] CIN = U40300GJ2015PTC082396

Company & Directors' Information:- L K A LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U63030KL2011PTC027769

Company & Directors' Information:- H & H LOGISTICS INDIA PRIVATE LIMITED [Strike Off] CIN = U63090GJ2013PTC073405

Company & Directors' Information:- E S K A Y LOGISTICS PRIVATE LIMITED [Strike Off] CIN = U35914TN2000PTC045382

Company & Directors' Information:- UNITED CORPORATION LIMITED [Liquidated] CIN = U99999TN1942PLC003159

Company & Directors' Information:- D V N POWER PRIVATE LIMITED [Strike Off] CIN = U40101TG2007PTC053069

Company & Directors' Information:- A. R. POWER PRIVATE LIMITED [Strike Off] CIN = U74999DL2007PTC161616

Company & Directors' Information:- B D K VALVES PRIVATE LIMITED [Active] CIN = U99999MH1974PTC017740

Company & Directors' Information:- UNITED POWER LIMITED [Liquidated] CIN = U99999MH1937PTC002614

    S.A. No. 1215 of 2008

    Decided On, 01 March 2021

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE T. RAVINDRAN

    For the Appellant: L. Rajasekar, Advocate. For the Respondents: No appearance set exparte vide order dated 16.02.2021.



Judgment Text

(Prayer: Second Appeal has been filed under Section 100 of CPC against the Judgment and Decree dated 30.10.2007 passed in A.S.No.24 of 2007 on the file of the IV Additional Judge, City Civil Court, Chennai, confirming the Judgment and Decree dated 10.07.2006 passed in O.S.No.2975 of 2003 on the file of the V Assistant Judge, City Civil Court, Chennai.)1. Challenge in this second appeal is made to the Judgment and Decree dated 30.10.2007 passed in A.S.No.24 of 2007 on the file of the IV Additional Judge, City Civil Court, Chennai, confirming the Judgment and Decree dated 10.07.2006 passed in O.S.No.2975 of 2003 on the file of the V Assistant Judge, City Civil Court, Chennai.2. For the sake of convenience, the parties are referred to as per their rankings in the trial Court.3. The defendant in O.S.No.2975 of 2003 is the appellant in the second appeal.4. Suit for recovery of money.5. Briefly stated, the case of the plaintiffs is that the first plaintiff despatched various consignments of engine valves, guides and tappers to their consignee at Calicut Cochin, Mysore, Belgaum and Shimoga based on the purchased orders placed by the consignees and the abovesaid consignments were properly packed in good order and condition and entrusted with the defendant's carrier for safe carriage and delivery to the intended consignees. The defendant, accordingly, had acknowledged the entrustment of the goods consigned and undertaken to deliver the same to the intended consignees at various places. The first plaintiff had insured the consignment goods with the second plaintiff under the open policy and according to the plaintiffs, the defendant's carrier failed to deliver the consignments in full and there is a shortage of 14 cases during the transit of the consignments and the defendant vide their letter dated 26.05.2000 admitted the short delivery and accordingly, the first plaintiff sent a notice calling upon the defendant to meet the loss sustained by the plaintiff amounting to Rs.66,703/- and inasmuch as due to lack of care and negligence on the part of the defendant's carrier in transporting the consignments, the shortage had occurred as abovestated and when the defendant's carrier had failed to discharge the duties as prescribed under the Carriers Act, according to the first plaintiff, based upon the policy taken with the second plaintiff, the second plaintiff settled the claim for a sum of Rs.76,793/- by way of the letter of subrogation and special power of attorney in favour of the second plaintiff on 21.11.2000 and accordingly, the plaintiffs are entitled to the suit amount being the invoice of value of the consignments short delivered and hence, they had come forward with the suit.6. The defendant resisted the plaintiffs' suit contending that the claim of the plaintiffs that the second plaintiff had got subrogated to the rights of the first plaintiff based upon the policy is not legally sustainable and the defendant's carrier is not aware of the actual contents of the consignments and the defendant had never undertaken to carry and deliver the consignments to the intended consignees in the same good order or condition and the defendant is not a party to the contract entered into between the plaintiffs and the delivery of goods was intimated by the defendant by letter dated 26.05.2000 only to enable the first plaintiff to claim the loss from the second plaintiff and according to the defendant, the short delivery of goods was due to an unexpected theft en route and in connection with the same, the police complaint had been lodged by the defendant and the same was recorded by the police as not traceable. The alleged loss said to have been sustained by the plaintiff was not due to lack of care and negligence on the part of the defendant and therefore, the defendant cannot be made responsible for the loss, which had occurred due to the theft en route and hence, sought for the dismissal of the plaintiffs' suit.7. In support of the plaintiffs' case, PW1 was examined and Exs.A1 to A9 were marked. On the side of the defendant, DW1 was examined and Exs.B1 to B3 were marked.8. On a consideration of the oral and documentary evidence adduced in the matter and the submissions put forth by the respective parties, the Courts below were pleased to decree the suit in favour of the plaintiff as prayed for. Impugning the judgment and decree, the defendant has preferred the second appeal.9. At the time of admission of the second appeal, the following substantial questions of law were formulated for consideration:"a. The Appellate Court ought to have seen that the requirements of the Section 8 of Carriers Act has been proved before the Hon'ble Court through the oral and documentary evidence placed by the appellant/defendant before the Hon'ble Court. The findings of the Appellate Court, that the appellant/defendant withheld the best evidence to prove the Carrier had acted prudently is not correct. The Appellate Court ought to have seen that it is not the case of the respondents/plaintiffs, that robbery was committed due to the negligence of the driver or the cleaner. Moreover, the police investigation under the provisions of the Criminal Procedure Code, do not give any contra opinion about the theft or the complaint lodged by the appellant/defendant. It is not the case of the police that the case registered under Ex.B2 was a mistake of fact. On the other hand, the police had concluded that the accused was not traceable.b. The appellate Court and the trial Court ought to have seen that Section 79 Marine Insurance Act is not applicable to this case and Ex.P8 is not valid in the eyes of law."10. From the materials placed on record and the pleas put forth by the respective parties and considering the judgment and decree of the Courts below, it is evident that the first plaintiff had despatched the various consignment goods for delivering the same to the consignees through the defendant. The same could be gathered from Exs.A3 & A4 documents. Further, it is noted that the consignment goods sent by the first plaintiff had not been delivered and the short delivery of the goods had occurred and the same could also be gathered from the letter addressed by the defendant to the first plaintiff dated 26.05.2000 marked as Ex.A5. It is thus seen that by way of Ex.A5 letter, the defendant itself has admitted that a part of the consignments worth Rs.76,793/- could not be delivered and according to the defendant, as the same had been lost during the transit on account of the theft of the same by somebody, according to the defendant, it is not responsible for the loss sustained thereby to the first plaintiff. Per contra, according to the first plaintiff, inasmuch as the defendant, as the carrier had failed to take care and caution of the goods entrusted to it and safely deliver the same to the consignees, the defendant cannot escape from its liability of the short delivery on the footing that the short delivery had occurred due to the commission of theft en route and therefore, according to the first plaintiff, following the policy taken by the first plaintiff with the second plaintiff, the second plaintiff having compensated the loss sustained by the first plaintiff, it is stated that the second plaintiff got subrogated to the rights of the first plaintiff and thereby, according to them, the plaintiffs are entitled to maintain the suit against the defendant.11. Considering the abovesaid factors in toto, when the defendant has admitted that there is a shortage of delivery of the consignments vide Ex.A5 letter and when the defendant has not disputed that the consignment goods had been entrusted to it by the first plaintiff for delivering the same to the intended consignees, it is for the defendant to establish that it had taken all the care and caution of the consignment goods after the entrustment of the same to it and there is no negligence on its part in any manner in delivering the consignments to the consignees. However, when admittedly, the short delivery of the consignment goods had been reported, it is evident prima facie that the defendant had failed to take the necessary care and caution to safeguard the consignment goods entrusted to it by the first plaintiff.12. The only defence taken by the defendant for avoiding the responsibility to make good the loss sustained by the plaintiff is that the consignment goods had been stolen en route by somebody and as the defendant had also lodged a complaint with reference to the same to the police and as the police has filed the final report as not traceable, according to the defendant, by way of the same, the Court should have held that the defendant had taken the best care and protection of the consignment goods entrusted to it and determined that the defendant is not liable to pay any amount to the plaintiffs. However the abovesaid contention put forth by the defendant is totally unacceptable.13. As rightly concluded by the Courts below, when according to the defendant, the goods had been stolen during the transit by somebody, the defendant cannot escape its liability by merely contending that as it had lodged the complaint to the police, its responsibility is over. As held by the Courts below, when the consignment goods are entrusted to the defendant and when the goods are said to be stolen during the transit and when it is seen that at the time of the alleged theft, the driver and the cleaner of the lorry were present, therefore, as held by the Courts below, the defendant should have endeavoured to examine the driver and the cleaner of the lorry to explain as to under what circumstances the theft had been committed, when and how it was noticed or detected by them and what are the steps taken by them with reference to the same and when the defendant had not endeavoured to examine the driver and cleaner, as held by the Courts below, the defendant is suppressing the best evidence and if the defendant had examined the driver and the cleaner of the lorry, the plaintiff would have had an opportunity to cross examine them and expose that it is only due to the improper care and caution on the part of the defendant and only due to the negligence on the part of the defendant, the entire goods had not been delivered and the short delivery had occurred.14. However, with reference to the same, the defendant's counsel would contend that as the defendant had lodged the complaint qua the theft of the consignment goods and the police also, after investigation, had reported that the subject matter is untraceable, according to him, the defendant cannot be expected to act any further and therefore, on that footing urged the Court to hold that the defendant had taken the best efforts to deliver the goods as per law and therefore, no negligence should be attributed to the defendant. Ex.B2 is the copy of the complaint said to have been lodged by the defendant to the police regarding the theft of the consignment goods. The Courts below have discussed Ex.B2 in detail and it could be seen that the alleged theft occurred in between Poonamallee and Perumpulipakkam and it is also noted that there is no evidence on the part of the defendant whether the driver and the cleaner had chosen to verify the lock of the lorry as and when the same had been halted at various places for one purpose or the other. Be that as it may, now according to the defendant's counsel, the police had referred the case under Ex.B3 as not traceable. On a perusal of Ex.B3, it is found that the police had reported to the Magistrate concerned that the case of theft in Crime No.219 of 2000 registered under Section 379 IPC is undetectable and the abovesaid report of the police had been recorded by the Magistrate concerned.15. On that basis, it is contended by the defendant's counsel that inasmuch as the police concerned had not reported to the Magistrate that no theft had taken place and on the other hand, they had only reported that the stolen goods are undetectable, according to him, nothing more could be done by the defendant with reference to the same and on that premise, the Court should hold that every precaution had been taken by the defendant to safeguard the goods and despite the same, the unexpected theft had been committed by somebody and the same was unable to be detected by the police. In my considered opinion, the report given by the police under Ex.B3 as undetectable would not culminate the investigation as per law. In various cases, we come across and it is noted that the investigating officer, despite the efforts taken, is unable to detect the crime and thereby, he would submit a report to the Magistrate stating that the crime is undetectable. Whether the abovesaid report could be held to be the final report, the answer is No. With reference to the same, the Full Bench of our High Court in the decision reported in 2017 (1) MWN (Cr.)471 (FB) (Chinnathambi @ Subramani (A1) vs. State, rep.by the Inspector of Police, Vellakovil Police Station, Tirupur District (Crime No.555 of 2005) has held that the police report, which could be filed under Section 173 (2) Cr.P.C, is only after the completion of the investigation and further, held that the report filed by the police qua the crime as undetectable cannot be construed as completion of investigation and such a report does not terminate the investigation and it has to be held that the investigation is to be still in progress and such a report being only the interim report would not fall within the scope of Section 173(2) and the order of the Magistrate recording the same or receiving the same is not a Judicial order and the abovesaid position of law has been duly outlined by the full bench in the abovesaid decision as follows:"CRIMINAL PROCEDURE CODE, 1973 (2 OF 1974), Section 173(2) - Police Report - Crime "Undetectable" - Investigation cannot be construed as completed - Police Report which could be filed under Section 173(2), only after completion of investigation - "Crime undetectable" does not terminate investigation - Investigation to be construed as in progress - Such Report being Interim Report would not fall within scope of Section 173(2) - Receiving and recording of such Report by Magistrate not a Judicial Order - No element of adjudication involved - View taken by Division Bench in K.K.S.S.Ramachandran that Order recording Police Report that crime not detectable is a Judicial Order, held, not correct position of law"32. Thirdly, if the Investigating Officer, despite the earnest efforts taken, is unable to detect the crime, he will submit a report to the Magistrate stating that the crime is "undetectable". In such a case, it cannot be construed that the investigation has been completed. If once the investigation is completed, then only a report could be filed under Section 173(2) Cr.P.C. A report of this kind where the Police Officer states that the crime is undetectable, does not terminate the investigation and thus, the investigation is construed to be in progress. It is like an interim report not falling within the scope of Section 173(2) Cr.P.C. On receipt of such a report, the learned Magistrate does not pass a judicial order but, instead, he simply receives and records the same. There is absolutely no element of any adjudication. This order of the learned Magistrate is undoubtedly not a judicial order.33. . . . . .34. The Division Bench in K.K.S.S.Ramachandran's case in para 11 of the judgement has taken the view that an order of the learned Magistrate recording the report that the crime could not be detected is a judicial order. In our considered view, it is not the correct position of law. As we have held, it is not at all a judicial order as there is no element of adjudication. We concur with the conclusion of the Division Bench that an order accepting the report of the Police either a charge sheet or a negative report, under Section 173(2) Cr.P.C., is a judicial order. But, the further finding of the Division bench that since, it is a judicial order, for doing further investigation, the Police Officer has to challenge the said order before a higher court and he cannot seek permission under Section 173(8) Cr.P.C., from the same Magistrate is again not a correct position of law. As we have already held, the power under Section 173(8) Cr.P.C., is an independent power and the exercise of the same would not amount to either reviewing, modifying, varying or canceling the earlier order passed by the same Magistrate on accepting the report under Section 173(2) Cr.P.C."16. In the light of the abovesaid position of law, as regards the report filed by the police qua the crime as undetectable, the contention put forth by the defendant's counsel that as the police has concluded the investigation as undetectable, nothing further could be attributed on the part of the defendant in not accounting for the shortage of the goods as the goods had been stolen during the transit. When as above pointed out, the undetectable report lodged by the police would not terminate the investigation and despite the same, the investigation is still to be held as pending, in such view of the matter, to establish as to what steps had been taken by the police to detect the crime of theft alleged by the defendant under Ex.B2 and when the defendant had not endeavoured to examine the concerned police officer as to whether he had directed the investigation in the proper manner so as to nab the accused and culminate the investigation by filing the proper final report and as above pointed out, the defendant having also not examined the driver and the cleaner of the lorry, who were in the scene at the time of the alleged commission of theft of the consignment goods and when the defendant has also not established that the driver and the cleaner of the lorry had ensured that the lorry had been properly locked at all the places where the lorry had been halted for one reason or the other as mentioned in the complaint Ex.B2, all put together, as held by the Courts below, based on Ex.B2 FIR and Ex.B3 police report, it cannot be construed or held that the defendant had discharged its duty of taking all the precautions in safeguarding the goods during the transit and in such view of the matter, the resultant conclusion that could be arrived at is that the defendant has failed to take necessary care and caution to safeguard the consignment goods and left it to be stolen during the transit on account of its neglig

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ence one way or the other and when the investigation is still in progress, the defendant having not endeavoured to put forth necessary materials as to what happened further in the investigation, in all, it is seen that as held by the Courts below, only the defendant could be mulcted with the liability for the short delivery of the goods and accordingly, the defendant having failed to take necessary care and caution in transporting the goods, accordingly, become liable for the loss sustained by the plaintiffs and resultantly, the Courts below are found to be justified in holding that the defendant is liable to pay the suit amount to the plaintiffs as prayed for. The Courts below having not taken into consideration the provisions of Section 79 of Marine Insurance Act wholly for determining that the defendant is liable to pay the loss sustained by the plaintiffs due to the short delivery of the consignment goods. On the other hand, it is found that the Courts below had held that the defendant has failed to establish that it had taken adequate care and caution and safeguards to protect the consignment goods and deliver the same to the consignees and the abovesaid determination of the Courts below being based on the proper appreciation of the materials available on record and the principles of law governing the same and when they are not shown to be in any manner perverse, illogical and irrational, I do not find any valid reason to interfere with the same. The substantial questions of law formulated in the second appeal are accordingly answered in favour of the plaintiffs and against the defendant.17. In conclusion, the Judgment and Decree dated 30.10.2007 passed in A.S.No.24 of 2007 on the file of the IV Additional Judge, City Civil Court, Chennai, confirming the Judgment and Decree dated 10.07.2006 passed in O.S.No.2975 of 2003 on the file of the V Assistant Judge, City Civil Court, Chennai are confirmed and resultantly, the second appeal is dismissed. No costs. Consequently, connected miscellaneous petition, if any, is closed.
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