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



M/s. Vidhyawati Construction Co. Builders & Govt Contractors v/s Allahabad Development Authority


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

Company & Directors' Information:- A 2 Z BUILDERS PVT LTD [Active] CIN = U45201KL1993PTC007396

Company & Directors' Information:- S N N BUILDERS PRIVATE LIMITED [Active] CIN = U45202KA2009PTC051411

Company & Directors' Information:- H S R BUILDERS PVT LTD [Active] CIN = U45202WB1990PTC048868

Company & Directors' Information:- M G CONTRACTORS PRIVATE LIMITED [Active] CIN = U70101DL1997PTC091013

Company & Directors' Information:- S. K. B. BUILDERS INDIA LIMITED [Active] CIN = U45400DL2010PLC197993

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

Company & Directors' Information:- J L BUILDERS PRIVATE LIMITED [Active] CIN = U45201TN1991PTC020527

Company & Directors' Information:- S B BUILDERS PVT LTD. [Active] CIN = U70101MH1988PTC272922

Company & Directors' Information:- C S CONSTRUCTION COMPANY PRIVATE LIMITED [Active] CIN = U45201DL2005PTC140236

Company & Directors' Information:- INDIA BUILDERS CORPORATION PRIVATE LIMITED [Active] CIN = U45201KA2006PTC039914

Company & Directors' Information:- S D CONSTRUCTION PVT LTD [Active] CIN = U45209WB1993PTC058947

Company & Directors' Information:- M G BUILDERS (INDIA) PRIVATE LIMITED [Active] CIN = U45400UP2013PTC055903

Company & Directors' Information:- Q 1 BUILDERS PRIVATE LIMITED [Active] CIN = U45200KL2014PTC037541

Company & Directors' Information:- D S CONTRACTORS PRIVATE LIMITED [Active] CIN = U45201PB1995PTC017058

Company & Directors' Information:- V N V BUILDERS PRIVATE LIMITED [Active] CIN = U45201TZ2002PTC010096

Company & Directors' Information:- R E L BUILDERS PRIVATE LIMITED [Active] CIN = U70102AP2007PTC055964

Company & Directors' Information:- L R BUILDERS PVT PRIVATE LIMITED [Active] CIN = U74899DL1995PTC067771

Company & Directors' Information:- M K R CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201DL2003PTC121828

Company & Directors' Information:- J A BUILDERS LIMITED [Amalgamated] CIN = U74899DL1987PLC028050

Company & Directors' Information:- U S BUILDERS (INDIA) PRIVATE LIMITED [Active] CIN = U45400WB2013PTC197792

Company & Directors' Information:- T T BUILDERS PRIVATE LIMITED [Active] CIN = U45201DL2005PTC131951

Company & Directors' Information:- L. D. K. BUILDERS PRIVATE LIMITED [Active] CIN = U70101UP1998PTC077138

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

Company & Directors' Information:- T D CONSTRUCTION COMPANY PRIVATE LIMITED [Active] CIN = U70101AS2002PTC006719

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:- L V CONSTRUCTION COMPANY PRIVATE LIMITED [Active] CIN = U45201UP1998PTC023382

Company & Directors' Information:- C T BUILDERS PRIVATE LIMITED [Active] CIN = U70101PB2002PTC025201

Company & Directors' Information:- T N BUILDERS PRIVATE LIMITED [Active] CIN = U45200DL2011PTC215096

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

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

Company & Directors' Information:- M R G BUILDERS PRIVATE LIMITED [Active] CIN = U45201KL1993PTC007331

Company & Directors' Information:- P A R Y BUILDERS PRIVATE LIMITED [Active] CIN = U70101DL2005PTC138724

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

Company & Directors' Information:- M S S BUILDERS PRIVATE LIMITED. [Active] CIN = U70109DL2006PTC149555

Company & Directors' Information:- J. T. BUILDERS PRIVATE LIMITED [Active] CIN = U70109DL2006PTC149607

Company & Directors' Information:- K D BUILDERS PRIVATE LIMITED [Active] CIN = U45201DL1997PTC087003

Company & Directors' Information:- N C R BUILDERS PRIVATE LIMITED [Active] CIN = U45201DL1999PTC100007

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

Company & Directors' Information:- J K BUILDERS PRIVATE LIMITED [Active] CIN = U70101HR1985PTC021959

Company & Directors' Information:- M H BUILDERS PRIVATE LIMITED [Active] CIN = U74899DL1986PTC026488

Company & Directors' Information:- R D B BUILDERS PRIVATE LIMITED [Active] CIN = U45201WB2003PTC096626

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:- I T CONTRACTORS PRIVATE LIMITED [Active] CIN = U85110KA1999PTC024699

Company & Directors' Information:- M E I BUILDERS PRIVATE LIMITED [Active] CIN = U74899DL1993PTC055662

Company & Directors' Information:- S K BUILDERS PRIVATE LIMITED [Active] CIN = U65910GJ1995PTC026680

Company & Directors' Information:- N J CONSTRUCTION PRIVATE LIMITED [Active] CIN = U70102WB2012PTC186978

Company & Directors' Information:- S L BUILDERS PRIVATE LIMITED [Active] CIN = U74899DL1988PTC033077

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

Company & Directors' Information:- P H BUILDERS PRIVATE LIMITED [Active] CIN = U74899DL1989PTC037734

Company & Directors' Information:- H G C BUILDERS PVT LTD [Amalgamated] CIN = U45201WB1982PTC034519

Company & Directors' Information:- A B M BUILDERS PVT LTD [Active] CIN = U45201KL1993PTC007506

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 A P BUILDERS PRIVATE LIMITED [Active] CIN = U45201DL2005PTC139227

Company & Directors' Information:- P J CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201AS2000PTC006365

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

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

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

Company & Directors' Information:- S R BUILDERS LTD [Active] CIN = U45203CH1992PLC012451

Company & Directors' Information:- INDIA DEVELOPMENT AND CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U70101HR2010PTC040410

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

Company & Directors' Information:- A P D BUILDERS PRIVATE LIMITED [Active] CIN = U45201DL2000PTC107883

Company & Directors' Information:- K S CONTRACTORS PRIVATE LIMITED [Active] CIN = U74899DL1991PTC046445

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:- A.T. BUILDERS PRIVATE LIMITED [Strike Off] CIN = U70100CT2009PTC021517

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

Company & Directors' Information:- S R I F BUILDERS PRIVATE LIMITED [Converted to LLP] CIN = U45202DL1996PTC083461

Company & Directors' Information:- B. E. BUILDERS PRIVATE LIMITED [Active] CIN = U70102DL2007PTC164110

Company & Directors' Information:- BUILDERS INDIA LIMITED [Active] CIN = U45201TN1977PLC007313

Company & Directors' Information:- B M R BUILDERS PRIVATE LIMITED [Strike Off] CIN = U70101OR2010PTC011791

Company & Directors' Information:- K K BUILDERS PRIVATE LIMITED [Active] CIN = U74899DL1990PTC039555

Company & Directors' Information:- S D CONTRACTORS PRIVATE LIMITED [Active] CIN = U74899DL1994PTC063036

Company & Directors' Information:- C H BUILDERS PRIVATE LIMITED [Active] CIN = U45209PB2013PTC038109

Company & Directors' Information:- S R M BUILDERS PRIVATE LIMITED [Active] CIN = U74899DL1992PTC051505

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:- C. R. BUILDERS PRIVATE LIMITED [Active] CIN = U45200UP2007PTC033110

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:- M M CONSTRUCTION PVT LTD [Strike Off] CIN = U45200GJ1995PTC027508

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

Company & Directors' Information:- Y AND R BUILDERS PRIVATE LIMITED [Active] CIN = U74899DL1995PTC070024

Company & Directors' Information:- M M CONTRACTORS PRIVATE LIMITED [Strike Off] CIN = U74899DL1996PTC033022

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

Company & Directors' Information:- V M CONTRACTORS PRIVATE LIMITED [Active] CIN = U45201KA2010PTC052158

Company & Directors' Information:- G L F BUILDERS PRIVATE LIMITED [Active] CIN = U74899DL1995PTC071093

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

Company & Directors' Information:- A K BUILDERS PVT LTD [Active] CIN = U45203MN1991PTC003601

Company & Directors' Information:- P S BUILDERS PVT LTD [Strike Off] CIN = U45201NL1989PTC003261

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

Company & Directors' Information:- D S V BUILDERS PRIVATE LIMITED [Active] CIN = U70109DL1999PTC098326

Company & Directors' Information:- K S K BUILDERS PRIVATE LIMITED [Strike Off] CIN = U70109JH2013PTC001476

Company & Directors' Information:- D A BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201PB1997PTC020415

Company & Directors' Information:- K G BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45202UP1969PTC003269

Company & Directors' Information:- S V R BUILDERS INDIA PRIVATE LIMITED [Active] CIN = U45205KA2011PTC060841

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

Company & Directors' Information:- E AND A BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201TZ1995PTC006000

Company & Directors' Information:- S K D BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45209PB2008PTC032032

Company & Directors' Information:- M S J BUILDERS PRIVATE LIMITED [Active] CIN = U45201UP1984PTC006828

Company & Directors' Information:- B P BUILDERS PRIVATE LIMITED [Active] CIN = U45400WB2008PTC121741

Company & Directors' Information:- D M V BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201TZ1995PTC006520

Company & Directors' Information:- M. T. BUILDERS PRIVATE LIMITED [Active] CIN = U45201AS2009PTC009122

Company & Directors' Information:- S N S CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45204HR2009PTC039160

Company & Directors' Information:- M K CONTRACTORS PRIVATE LIMITED [Active] CIN = U00310BR1992PTC005125

Company & Directors' Information:- A V M CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45202GJ2007PTC050521

Company & Directors' Information:- S G BUILDERS PRIVATE LIMITED [Active] CIN = U74899DL1991PTC042974

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

Company & Directors' Information:- S L F BUILDERS PVT LTD [Strike Off] CIN = U45201PB1988PTC008515

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

Company & Directors' Information:- R. R. BUILDERS PRIVATE LIMITED [Active] CIN = U45201UP1995PTC017748

Company & Directors' Information:- R R CONTRACTORS PVT LTD [Strike Off] CIN = U45203PB1987PTC007556

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:- R G R BUILDERS (INDIA) PRIVATE LIMITED [Active] CIN = U70101KA2007PTC042107

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

Company & Directors' Information:- G A BUILDERS PRIVATE LIMITED [Active] CIN = U45200MH1996PTC101172

Company & Directors' Information:- C K R BUILDERS PRIVATE LIMITED [Active] CIN = U45200TZ2015PTC021602

Company & Directors' Information:- L AND H BUILDERS PRIVATE LIMITED [Active] CIN = U45201UP1995PTC019089

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

Company & Directors' Information:- M K BUILDERS PRIVATE LTD [Active] CIN = U74899DL1985PTC022195

Company & Directors' Information:- A V A BUILDERS PRIVATE LIMITED [Active] CIN = U70109DL2006PTC153695

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

Company & Directors' Information:- A R BUILDERS PRIVATE LIMITED [Strike Off] CIN = U74899DL1991PTC043507

Company & Directors' Information:- H J BUILDERS PRIVATE LIMITED [Strike Off] CIN = U70101AS2003PTC007231

Company & Directors' Information:- L AND L BUILDERS PRIVATE LIMITED [Active] CIN = U70101GA2008PTC005908

Company & Directors' Information:- G M CONTRACTORS PRIVATE LIMITED [Active] CIN = U45201DL2005PTC132936

Company & Directors' Information:- J B F CONSTRUCTION COMPANY PRIVATE LIMITED [Active] CIN = U45200JK2008PTC002952

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

Company & Directors' Information:- M R S CONTRACTORS PRIVATE LIMITED [Active] CIN = U45201DL2005PTC142248

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

Company & Directors' Information:- J AND C CONTRACTORS PRIVATE LIMITED [Active] CIN = U45201DL2004PTC128996

Company & Directors' Information:- P D BUILDERS PRIVATE LIMITED [Active] CIN = U45209WB2000PTC092173

Company & Directors' Information:- A & L BUILDERS PRIVATE LIMITED [Active] CIN = U45201PB2007PTC031508

Company & Directors' Information:- A V BUILDERS & CONTRACTORS PRIVATE LIMITED [Active] CIN = U45400UP2010PTC042531

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

Company & Directors' Information:- S M CONTRACTORS INDIA PRIVATE LIMITED [Active] CIN = U28112OR2000PTC006229

Company & Directors' Information:- K P CONTRACTORS PRIVATE LIMITED [Active] CIN = U45200DL2008PTC181048

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

Company & Directors' Information:- G M G BUILDERS PRIVATE LIMITED [Active] CIN = U74899DL1995PTC067801

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

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

Company & Directors' Information:- M J BUILDERS PRIVATE LIMITED [Converted to LLP] CIN = U70100MH1980PTC023374

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:- U G BUILDERS PRIVATE LIMITED [Active] CIN = U45201DL1984PTC017921

Company & Directors' Information:- R S BUILDERS PRIVATE LIMITED [Active] CIN = U24231UP1989PTC010498

Company & Directors' Information:- V-3 BUILDERS AND CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45200MH2008PTC183501

Company & Directors' Information:- B M CONSTRUCTION CO PVT LTD [Strike Off] CIN = U70101WB1987PTC043414

Company & Directors' Information:- G S A BUILDERS PRIVATE LIMITED [Active] CIN = U70101TN2008PTC066806

Company & Directors' Information:- D. C. BUILDERS PRIVATE LIMITED [Strike Off] CIN = U70109DL1996PTC080902

Company & Directors' Information:- R C R BUILDERS PRIVATE LIMITED [Strike Off] CIN = U70101DL1997PTC085386

Company & Directors' Information:- J P K BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201KL1997PTC011242

Company & Directors' Information:- V S BUILDERS PVT LTD [Strike Off] CIN = U45201CH1993PTC013278

Company & Directors' Information:- G D S BUILDERS PRIVATE LIMITED [Active] CIN = U45201OR2008PTC009959

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

Company & Directors' Information:- C E S BUILDERS PRIVATE LIMITED [Active] CIN = U45400TN2015PTC101397

Company & Directors' Information:- P D CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201MH2007PTC171650

Company & Directors' Information:- C. S. BUILDERS PRIVATE LIMITED [Active] CIN = U45400MH2011PTC219467

Company & Directors' Information:- B S CONTRACTORS PRIVATE LIMITED [Strike Off] CIN = U51395MH1997PTC110222

Company & Directors' Information:- E. V. BUILDERS (INDIA) PRIVATE LIMITED [Converted to LLP] CIN = U45202MH2010PTC198479

Company & Directors' Information:- S F BUILDERS PRIVATE LIMITED [Active] CIN = U70101TN2008PTC066532

Company & Directors' Information:- B S N CONTRACTORS PRIVATE LIMITED [Active] CIN = U74120UP2010PTC039900

Company & Directors' Information:- M G R BUILDERS PRIVATE LIMITED [Active] CIN = U45201UP2006PTC032122

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

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:- O N BUILDERS PRIVATE LIMITED [Amalgamated] CIN = U45400DL2007PTC171085

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:- N T C CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201KL2001PTC014853

Company & Directors' Information:- A AND T BUILDERS PRIVATE LIMITED [Active] CIN = U45201KL2004PTC017143

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

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:- S H S BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201KA1995PTC018278

Company & Directors' Information:- A V J BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201KL1998PTC012021

Company & Directors' Information:- S S BUILDERS (INDIA) PVT LTD [Strike Off] CIN = U45201DL1981PTC011552

Company & Directors' Information:- B AND B CONTRACTORS PRIVATE LIMITED [Strike Off] CIN = U70200DL1999PTC099006

Company & Directors' Information:- B K BUILDERS PVT LTD. [Strike Off] CIN = U70200WB1989PTC046943

Company & Directors' Information:- A P BUILDERS PVT LTD [Strike Off] CIN = U70101OR1995PTC003817

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

Company & Directors' Information:- A G M BUILDERS P. LTD. [Strike Off] CIN = U45201TN1989PTC017875

Company & Directors' Information:- A S N BUILDERS PRIVATE LIMITED [Active] CIN = U00082DL2005PTC135458

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:- K S BUILDERS PRIVATE LIMITED [Active] CIN = U74899DL1985PTC020747

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

Company & Directors' Information:- S N BUILDERS PRIVATE LIMITED [Active] CIN = U45201PB1991PTC011027

Company & Directors' Information:- M E C BUILDERS PRIVATE LIMITED [Active] CIN = U45200MH1972PTC016083

Company & Directors' Information:- D S Y BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45202PN2002PTC017167

Company & Directors' Information:- D B BUILDERS PVT LTD [Active] CIN = U70109WB1989PTC046772

Company & Directors' Information:- R V C BUILDERS LIMITED [Strike Off] CIN = U45200HP2012PLC000084

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:- A TO Z BUILDERS PRIVATE LIMITED [Active] CIN = U74899DL1994PTC059040

Company & Directors' Information:- J. M. CONTRACTORS PRIVATE LIMITED [Strike Off] CIN = U45400DL2014PTC267074

Company & Directors' Information:- CONTRACTORS INDIA LIMITED [Active] CIN = U74899DL1998PLC095838

Company & Directors' Information:- J V D BUILDERS PRIVATE LIMITED [Active] CIN = U74899DL2001PTC109814

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:- L K I CONSTRUCTION PVT LTD [Active] CIN = U70101WB1993PTC058304

Company & Directors' Information:- L & D BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45209PB2010PTC033579

Company & Directors' Information:- S K CONSTRUCTION PVT LTD [Active] CIN = U45201WB1994PTC065714

Company & Directors' Information:- G L BUILDERS PRIVATE LIMITED [Active] CIN = U74899DL1984PTC017694

Company & Directors' Information:- G. R. CONTRACTORS & BUILDERS PRIVATE LIMITED [Active] CIN = U45400DL2010PTC201962

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

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:- INDIA BUILDERS LTD [Under Liquidation] CIN = U45400WB1954PLC021804

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

Company & Directors' Information:- R S BUILDERS PVT LTD [Strike Off] CIN = U45220PB1988PTC008282

Company & Directors' Information:- F C BUILDERS PRIVATE LIMITED [Under Process of Striking Off] CIN = U45200KL2012PTC032186

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:- R G BUILDERS PRIVATE LIMITED [Active] CIN = U45200MH1973PTC016879

Company & Directors' Information:- A AND D CONTRACTORS AND BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201CH1996PTC018600

Company & Directors' Information:- D. L. BUILDERS PRIVATE LIMITED [Active] CIN = U45200MH2008PTC187771

Company & Directors' Information:- P M BUILDERS PRIVATE LIMITED [Active] CIN = U45200MH2005PTC150517

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

Company & Directors' Information:- Y. K. BUILDERS PRIVATE LIMITED [Active] CIN = U45400UP2007PTC033820

Company & Directors' Information:- D. B. F. BUILDERS PRIVATE LIMITED [Active] CIN = U45400UP2007PTC058963

Company & Directors' Information:- L R CONTRACTORS PRIVATE LIMITED [Strike Off] CIN = U45400UP2010PTC042822

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

Company & Directors' Information:- S L V BUILDERS PRIVATE LIMITED [Active] CIN = U45200TG1997PTC027762

Company & Directors' Information:- K. T. M. BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201UP2005PTC031147

Company & Directors' Information:- G C BUILDERS PRIVATE LIMITED [Active] CIN = U45400WB2013PTC198224

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

Company & Directors' Information:- T B BUILDERS PRIVATE LIMITED [Strike Off] CIN = U70101AS2002PTC006780

Company & Directors' Information:- S & S BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201JH2012PTC000236

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

Company & Directors' Information:- R CONSTRUCTION AND BUILDERS PRIVATE LIMITED [Active] CIN = U74899DL1984PTC018247

Company & Directors' Information:- T K BUILDERS PRIVATE LIMITED [Under Process of Striking Off] CIN = U74899DL1989PTC036793

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:- G G BUILDERS PRIVATE LIMITED [Under Process of Striking Off] CIN = U70100DL2011PTC217636

Company & Directors' Information:- B B S BUILDERS PRIVATE LIMITED [Strike Off] CIN = U70101DL1999PTC103044

Company & Directors' Information:- R H P CONSTRUCTION COMPANY PRIVATE LIMITED [Strike Off] CIN = U45203MP2001PTC014739

Company & Directors' Information:- C N B BUILDERS PRIVATE LIMITED [Strike Off] CIN = U70102KA2010PTC053200

Company & Directors' Information:- M P BUILDERS LTD [Strike Off] CIN = U74210WB1955PLC022613

Company & Directors' Information:- R AND M CONSTRUCTION COMPANY PRIVATE LIMITED [Strike Off] CIN = U45202UP1994PTC017286

Company & Directors' Information:- S R CONTRACTORS PRIVATE LIMITED [Strike Off] CIN = U70101CH2000PTC023298

Company & Directors' Information:- B AND R CONSTRUCTION PVT LTD [Strike Off] CIN = U45201AS1990PTC003431

Company & Directors' Information:- S K R BUILDERS PVT LTD [Strike Off] CIN = U45201CH1988PTC008761

Company & Directors' Information:- J K CONSTRUCTION PVT LTD [Strike Off] CIN = U74210OR1987PTC001858

Company & Directors' Information:- K V BUILDERS PVT LTD [Strike Off] CIN = U70102MH1969PTC014396

Company & Directors' Information:- B T CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U70101WB1997PTC085448

Company & Directors' Information:- A AND A BUILDERS PVT LTD [Strike Off] CIN = U45209CH1987PTC007331

Company & Directors' Information:- J K CONTRACTORS PVT LTD [Strike Off] CIN = U74210PB1989PTC009210

Company & Directors' Information:- S. C. M. BUILDERS PVT. LTD. [Strike Off] CIN = U45201WB1995PTC069004

Company & Directors' Information:- D & J BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201WB1999PTC090699

Company & Directors' Information:- P V CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U70100DL1998PTC097116

Company & Directors' Information:- T C M BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201TN2000PTC046191

Company & Directors' Information:- S G BUILDERS PVT LTD [Not available for efiling] CIN = U45201PB1990PTC010662

Company & Directors' Information:- N M BUILDERS PRIVATE LIMITED. [Strike Off] CIN = U45201DL1985PTC022814

Company & Directors' Information:- M T CONSTRUCTION PVT LTD [Strike Off] CIN = U26933OR1985PTC001496

Company & Directors' Information:- A K CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U29248UR1982PTC005795

Company & Directors' Information:- P B CONSTRUCTION (INDIA) LIMITED [Strike Off] CIN = U01131TN1995PLC032650

Company & Directors' Information:- S K P CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45201CT2008PTC020585

Company & Directors' Information:- S R G BUILDERS PVT LTD [Strike Off] CIN = U45203DL1984PTC017780

Company & Directors' Information:- A P G CONSTRUCTION COMPANY PRIVATE LIMITED [Strike Off] CIN = U45400DL2007PTC168160

Company & Directors' Information:- B. CONSTRUCTION PVT. LTD. [Strike Off] CIN = U00894BR1989PTC003616

Company & Directors' Information:- R K BUILDERS INDIA PRIVATE LIMITED [Strike Off] CIN = U45202KL2006PTC020079

Company & Directors' Information:- G N BUILDERS PRIVATE LIMITED [Active] CIN = U74899DL1988PTC032547

Company & Directors' Information:- R K CONTRACTORS PVT. LTD [Strike Off] CIN = U45201DL1987PTC027998

Company & Directors' Information:- Y S K CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45201DL2005PTC134417

Company & Directors' Information:- P K A S CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U74899DL2005PTC138117

Company & Directors' Information:- I C B R BUILDERS PVT LTD [Active] CIN = U74899DL1982PTC013131

Company & Directors' Information:- K R BUILDERS PVT LTD [Active] CIN = U45201PB1981PTC004406

Company & Directors' Information:- B S BUILDERS PRIVATE LIMITED [Active] CIN = U45201DL2001PTC111390

Company & Directors' Information:- V S BUILDERS PRIVATE LIMITED [Active] CIN = U45201GJ1982PTC005647

Company & Directors' Information:- R G M CONSTRUCTION PRIVATE LIMITED [Under Process of Striking Off] CIN = U45200BR1992PTC004863

Company & Directors' Information:- A TO Z CONSTRUCTION CO PRIVATE LTD [Strike Off] CIN = U70101DL1987PTC029674

Company & Directors' Information:- A AND A BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201KL1996PTC010546

Company & Directors' Information:- O S CONSTRUCTION PVT LTD [Strike Off] CIN = U00351JH1990PTC003764

Company & Directors' Information:- K R V BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45400TN2011PTC082953

Company & Directors' Information:- P M R CONTRACTORS & BUILDERS PRIVATE LIMITED [Active] CIN = U45400UP2013PTC055422

Company & Directors' Information:- P S BUILDERS PVT LTD [Strike Off] CIN = U70101DL1982PTC014512

Company & Directors' Information:- S AND M BUILDERS PVT LTD [Strike Off] CIN = U45201GJ1988PTC010258

Company & Directors' Information:- D I CONSTRUCTION PRIVATE LIMITED [Active] CIN = U74899DL1994PTC061454

Company & Directors' Information:- P N CONSTRUCTION PRIVATE LIMITED [Converted to LLP] CIN = U45201DL2003PTC122894

Company & Directors' Information:- S M P BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45202MH2009PTC193614

Company & Directors' Information:- K B BUILDERS PRIVATE LIMITED [Active] CIN = U24231UP1983PTC005964

Company & Directors' Information:- A + E CONSTRUCTION PRIVATE LIMITED [Active] CIN = U74899DL1990PTC042290

Company & Directors' Information:- S N CONSTRUCTION PVT LTD [Strike Off] CIN = U45203OR1983PTC001211

Company & Directors' Information:- G R BUILDERS PRIVATE LTD [Active] CIN = U74899DL1988PTC031739

Company & Directors' Information:- A S B BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201DL2004PTC126039

Company & Directors' Information:- P J S BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45200DL2007PTC157780

Company & Directors' Information:- A K CONTRACTORS PRIVATE LIMITED [Active] CIN = U70101DL2000PTC108124

Company & Directors' Information:- H B BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201GJ1995PTC024972

Company & Directors' Information:- D V D BUILDERS PRIVATE LIMITED [Under Liquidation] CIN = U70101TN1972PTC006273

Company & Directors' Information:- M L BUILDERS PVT LTD [Strike Off] CIN = U45202CH1982PTC005046

Company & Directors' Information:- S K BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201TG1994PTC018761

Company & Directors' Information:- S. K. V. CONTRACTORS PRIVATE LIMITED [Strike Off] CIN = U93000UP2008PTC034564

Company & Directors' Information:- P N R CONSTRUCTION PVT LTD [Strike Off] CIN = U99999MH2006PTC158802

Company & Directors' Information:- N R S BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45200PB2004PTC027729

Company & Directors' Information:- J. K. D. CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45209PB2009PTC033102

Company & Directors' Information:- V R G CONTRACTORS PRIVATE LIMITED [Strike Off] CIN = U45209PB2015PTC039367

Company & Directors' Information:- M AND Y BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201TN2008PTC066937

Company & Directors' Information:- V A BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201TN2015PTC099281

Company & Directors' Information:- K T K J BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201TZ2004PTC010987

Company & Directors' Information:- B H CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45200MH2009PTC193976

Company & Directors' Information:- I S BUILDERS PRIVATE LIMITED [Active] CIN = U45201MH2001PTC133305

Company & Directors' Information:- K L G CONSTRUCTION INDIA PRIVATE LIMITED [Strike Off] CIN = U45201MH2015PTC264933

Company & Directors' Information:- B R BUILDERS PRIVATE LIMITED [Strike Off] CIN = U70109MH2002PTC135762

Company & Directors' Information:- J W CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45400MH2010PTC198916

Company & Directors' Information:- U N CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45400PN2014PTC150730

Company & Directors' Information:- M M BUILDERS PRIVATE LIMITED [Active] CIN = U45200MH1981PTC024427

Company & Directors' Information:- J BUILDERS PVT LTD [Active] CIN = U45200MH1982PTC027086

Company & Directors' Information:- G T K CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45200MH1996PTC096261

Company & Directors' Information:- J B CONSTRUCTION PVT LTD [Strike Off] CIN = U45200MH2004PTC025668

Company & Directors' Information:- H R N M BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45200MH2004PTC149556

Company & Directors' Information:- S K S M BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45200MH2004PTC149557

Company & Directors' Information:- S K R M BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45200MH2004PTC149558

Company & Directors' Information:- U S CONSTRUCTION AND COMPANY PRIVATE LIMITED [Strike Off] CIN = U45200MH2004PTC149583

Company & Directors' Information:- G & J BUILDERS PRIVATE LIMITED [Active] CIN = U45400TG2007PTC053751

Company & Directors' Information:- J V CONTRACTORS PRIVATE LIMITED [Active] CIN = U45400UP2011PTC047876

Company & Directors' Information:- K G K BUILDERS PRIVATE LIMITED [Under Process of Striking Off] CIN = U45200TN2015PTC099175

Company & Directors' Information:- R M J CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U70102UP2010PTC040949

Company & Directors' Information:- H & H CONTRACTORS PRIVATE LIMITED [Strike Off] CIN = U93030UP2013PTC058465

Company & Directors' Information:- BUILDERS CORPN PVT LTD [Active] CIN = U26921WB1959PTC024088

Company & Directors' Information:- DEVELOPMENT AND BUILDERS PVT LTD [Active] CIN = U70109WB1958PTC023874

Company & Directors' Information:- M V CONSTRUCTION COMPANY PVT LTD [Strike Off] CIN = U45400WB1967PTC011413

Company & Directors' Information:- A P L CONSTRUCTION COMPANY PRIVATE LIMITED [Strike Off] CIN = U45209HP2010PTC031395

Company & Directors' Information:- H AND K CONSTRUCTION COMPANY PRIVATE LIMITED [Strike Off] CIN = U70200HP2014PTC000633

Company & Directors' Information:- M V S BUILDERS PRIVATE LIMITED [Strike Off] CIN = U00500CH2006PTC029493

Company & Directors' Information:- J S J BUILDERS PRIVATE LIMITED [Active] CIN = U45209CH2012PTC033999

Company & Directors' Information:- N. R. CONTRACTORS PRIVATE LIMITED [Active] CIN = U45202DL2011PTC229512

Company & Directors' Information:- K. V. S. CONTRACTORS PRIVATE LIMITED [Active] CIN = U45204DL2011PTC214899

Company & Directors' Information:- I. A. A. CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45204DL2011PTC220447

Company & Directors' Information:- M R V BUILDERS PRIVATE LIMITED [Active] CIN = U45209DL2012PTC239946

Company & Directors' Information:- R M D CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45400DL2008PTC185164

Company & Directors' Information:- A R M CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45400DL2008PTC185770

Company & Directors' Information:- S D F BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45400DL2010PTC211872

Company & Directors' Information:- A S CONTRACTORS PRIVATE LIMITED [Strike Off] CIN = U74899DL1988PTC030738

Company & Directors' Information:- R P BUILDERS PRIVATE LIMITED [Active] CIN = U74899DL1988PTC033203

Company & Directors' Information:- I G BUILDERS PRIVATE LIMITED [Active] CIN = U45400DL2013PTC249582

Company & Directors' Information:- G-5 CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45400DL2014PTC265907

Company & Directors' Information:- U P CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45400DL2014PTC271791

Company & Directors' Information:- V 2 S CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45400DL2014PTC273750

Company & Directors' Information:- D Z BUILDERS PRIVATE LIMITED [Active] CIN = U45400DL2015PTC284724

Company & Directors' Information:- A T N CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45400DL2015PTC288656

Company & Directors' Information:- I G CONSTRUCTION COMPANY PRIVATE LIMITED [Strike Off] CIN = U45201DL1996PTC077365

Company & Directors' Information:- K Y BUILDERS PRIVATE LIMITED [Active] CIN = U45201DL2002PTC118162

Company & Directors' Information:- P P S CONSTRUCTION COMPANY PRIVATE LIMITED [Active] CIN = U45201DL2005PTC138608

Company & Directors' Information:- S S N V CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201DL2005PTC142918

Company & Directors' Information:- K. C. CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45201DL2012PTC231726

Company & Directors' Information:- N R D CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45201DL2012PTC244905

Company & Directors' Information:- N S BUILDERS PRIVATE LIMITED [Strike Off] CIN = U70200DL2015PTC285443

Company & Directors' Information:- B K CONTRACTORS PVT LTD [Strike Off] CIN = U74899DL2000PTC107241

Company & Directors' Information:- S A Z CONSTRUCTION COMPANY PRIVATE LIMITED [Strike Off] CIN = U70102DL2014PTC267130

Company & Directors' Information:- R A R BUILDERS PRIVATE LIMITED [Active] CIN = U45200DL2011PTC220209

Company & Directors' Information:- A R F CONTRACTORS PRIVATE LIMITED [Active] CIN = U45200DL2011PTC228000

Company & Directors' Information:- D N S BUILDERS PRIVATE LIMITED [Active] CIN = U70100DL2013PTC260247

Company & Directors' Information:- B S S BUILDERS PRIVATE LIMITED [Strike Off] CIN = U70101DL2005PTC136109

Company & Directors' Information:- A & Z CONSTRUCTION CO. PRIVATE LIMITED [Strike Off] CIN = U70101DL2012PTC231712

Company & Directors' Information:- J M M CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45200BR2014PTC021845

Company & Directors' Information:- H. P. CONTRACTORS PRIVATE LIMITED [Strike Off] CIN = U45400HR2014PTC051780

Company & Directors' Information:- A D N BUILDERS PRIVATE LIMITED [Active] CIN = U45400KL2014PTC036925

Company & Directors' Information:- M D BUILDERS PRIVATE LIMITED [Active] CIN = U45201GJ1985PTC008103

Company & Directors' Information:- N J K BUILDERS PRIVATE LIMITED [Active] CIN = U45201KL1998PTC012440

Company & Directors' Information:- B & U CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45203GJ2013PTC075424

Company & Directors' Information:- U. A. CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201HR2020PTC086153

Company & Directors' Information:- E R BUILDERS PRIVATE LIMITED [Active] CIN = U70100RJ2020PTC072730

Company & Directors' Information:- R C C BUILDERS PRIVATE LIMITED [Active] CIN = U26942UP1974PTC003896

Company & Directors' Information:- B Y BUILDERS PVT LTD [Strike Off] CIN = U70102MH1982PTC027804

Company & Directors' Information:- C P CONSTRUCTION PVT LTD [Strike Off] CIN = U70101WB1988PTC043759

Company & Directors' Information:- V I BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45201RJ2000PTC016187

Company & Directors' Information:- H H BUILDERS PVT LTD [Strike Off] CIN = U74210OR1988PTC001970

Company & Directors' Information:- K P CONSTRUCTION (INDIA) PVT LTD [Strike Off] CIN = U74210WB1985PTC039394

Company & Directors' Information:- T K CONSTRUCTION PVT LTD [Strike Off] CIN = U74210WB1985PTC039731

Company & Directors' Information:- A P S CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45201BR1986PTC002374

Company & Directors' Information:- A B G S CONSTRUCTION PVT LTD [Strike Off] CIN = U45201WB1986PTC040667

Company & Directors' Information:- G B S S CONSTRUCTION COMPANY PRIVATE LIMITED [Strike Off] CIN = U45201PN2000PTC015546

Company & Directors' Information:- B P CONSTRUCTION CO PVT LTD [Strike Off] CIN = U95201WB1955PTC022488

Company & Directors' Information:- A R CONSTRUCTION PVT LTD [Strike Off] CIN = U45201CH1988PTC008459

Company & Directors' Information:- A S G CONSTRUCTION CO. PRIVATE LIMITED [Strike Off] CIN = U70200DL1996PTC075278

Company & Directors' Information:- CONTRACTORS LIMITED [Dissolved] CIN = U99999MH1946PLC010358

Company & Directors' Information:- N K T BUILDERS PVT LTD [Strike Off] CIN = U99999MH1982PTC026429

Company & Directors' Information:- K P D BUILDERS PVT LTD [Strike Off] CIN = U99999MH1982PTC027666

Company & Directors' Information:- W & C CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45209PN2006PTC129169

Company & Directors' Information:- G . K. C BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45300DL2008PTC179685

Company & Directors' Information:- T & A CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45400DL2007PTC164939

Company & Directors' Information:- I T F BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45400DL2007PTC167433

Company & Directors' Information:- S R S S CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45400DL2008PTC176504

Company & Directors' Information:- N A BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45200DL2006PTC156402

Company & Directors' Information:- M N BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45200DL2006PTC156687

Company & Directors' Information:- N Y BUILDERS PRIVATE LIMITED [Strike Off] CIN = U45200DL2007PTC164581

Company & Directors' Information:- G O C BUILDERS PRIVATE LIMITED [Strike Off] CIN = U70101KL2006PTC019126

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

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

Company & Directors' Information:- D AND F BUILDERS LTD. [Dissolved] CIN = U99999MH1948PLC006812

Company & Directors' Information:- R J BUILDERS PVT LTD [Strike Off] CIN = U99999MH1974PTC018002

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

    Arbitration & Concili. Appl.U/S11 (4) No. 100 of 2019

    Decided On, 04 November 2020

    At, High Court of Judicature at Allahabad

    By, THE HONOURABLE MR. JUSTICE ROHIT RANJAN AGARWAL

    For the Applicant: Suresh Kumar Maurya, Ashish Kumar, Advocates. For the Respondents: Devi Prasad Mishra, Arun Kumar, Advocates.



Judgment Text

1. Heard Sri Ashish Kumar, learned counsel for the applicant and Sri Arun Kumar, learned counsel for the respondent-Development Authority.2. This application under Section 11(4) and 11(6) of Arbitration and Conciliation Act, 1996 (hereinafter referred to as "Act, 1996") has been filed for appointment of an independent Arbitrator, preferably a retired Judge of this Court.3. Facts, in nutshell, are that on 26.02.1985, Allahabad Development Authority (Now known as Prayagraj Development Authority, for short "Authority") framed a project for construction of Multi-Storey Complex at Clock Tower, Chowk then Allahabad (now Prayagraj). Tender, inviting for construction of Commercial Complex, was issued on the said date. Cost of project was quantified approximately at Rs.57 lakhs. Applicant-Company being the lowest bidder, the bid was accepted on 19.03.1985 and an agreement was entered between the parties on 04.04.1985 for construction of two-storey Commercial Complex, to be completed within six months from the date of commencement. However, at a later date, the said project was changed to four-storey Complex along with one Powerhouse building and the cost was also varied. The contract contains arbitration clause no.46 providing for adjudication of dispute by Arbitrator as per the provisions of Arbitration Act, 1940 (old Act) as well as any statutory modifications thereafter. As per the terms of the agreement, construction was not completed within six months as such period was extended and it was completed on 31.8.1987. The applicant-Company was paid about Rs.1,14,00,000/- out of twelve running bills for amount of Rs.1,14,43,922.01. However final bill was submitted by applicant on 09.12.1989 before the Authority. According to the applicant, as the bill was not cleared by the authority, a Writ Petition No.9086 of 1993 was filed before this Court seeking a writ of mandamus commanding the respondent-Authority to release the final amount of bill. This Court on 21.01.1994 disposed of the writ petition directing the Vice-Chairman of the Authority to decide the claim of applicant-Company within a period of one month from the date on which certified copy of the order is produced before him. On 17.06.1994 the Vice Chairman of the respondent-Authority rejected the claim of the applicant-Company. The applicant-Company on 11.02.1995 sent a letter to the Vice-Chairman of the respondent Authority appointing one Sri R.C.Jain, fellow of Indian Institute of Architect, as an Arbitrator invoking the arbitration clause and requested the Authority to appoint another Arbitrator in terms of the Clause 46, and in case the Authority fails to appoint Arbitrator within 15 days, the Arbitrator appointed by the applicant shall adjudicate the dispute between the parties as sole Arbitrator. On 06.02.1995, the Vice Chairman of the Authority informed the applicant that the matter had already been decided and the claim of the applicant has been rejected on 17.06.1994, thus question of appointing Arbitrator does not arise.4. The applicant Company on 07.02.1996 submitted 18 claims before the Arbitrator, who issued notice to the Authority on 14.04.1996, but the Authority neither appeared before the Arbitrator nor filed the reply. Various dates were fixed by the sole Arbitrator Sri R.C.Jain as 14.02.1997, 12.4.1997, 23.4.1997 and 24.4.1997 for hearing the matter. The sole Arbitrator could not give the award within the statutory period, as such an application was filed for extension of time before the Court under Section 28 of the Arbitration Act, 1940 (old Act). The Court extended the period with the condition that award be given by 3rd June, 1997. Arbitrator thereafter fixed 19.05.1997 for hearing and award was delivered on 23.05.1997 for a sum of Rs.1,17,91,714/- as principal and interest on Rs.88,12,763/- at the rate of 18% from the date of award till decree or payment whichever is earlier.5. The said award was submitted before Civil Judge (Senior Division) Allahabad for making the award Rule of the Court, and an application was registered as Suit No.327 of 1997. The Authority filed objection under Section 30/33 of the Arbitration Act, 1940 (old Act), which was registered as Case No.395 of 1997. The Court below made the award Rule of the Court and rejected the objection of the Authority vide judgment and order dated 24.05.1999.6. The Authority thereafter filed First Appeal From Order No.1072 of 1999 before this Court challenging the order dated 24.5.1999. This Court on 20.9.2001 while allowing the appeal of the Authority, set aside the order of the Court below dated 24.5.1999 as well as award of the Arbitrator dated 23.05.1997 and remitted back the matter to the Arbitrator to take decision afresh in view of the observation made in the said order. This order was challenged by the applicant before Hon'ble Apex Court and vide judgment dated 09.04.2008 the Apex Court dismissed the Civil Appeal No.4027 of 2002. Against the said order, a Review Petition No.13735 of 2008 was preferred by the applicant which was also dismissed by the Apex Court on 20.08.2008. After dismissal of the Civil Appeal as well as Review Petition, the applicant approached the Arbitrator on 18.09.2008 for starting up arbitration proceedings as per the remand order of this Court dated 20.09.2001.7. The applicant has brought on record through second supplementary affidavit some of the correspondence made by him to the Arbitrator on 30.10.2008, 27.12.2008, 25.01.2009, 31.03.2009, 26.10.2009, 04.02.2010, 10.07.2010, 02.09.2010, 16.03.2011, 14.06.2011, 22.03.2012, 30.08.2012, 04.12.2012, 02.08.2013, 02.09.2013, 23.12.2013 and reminder dated 28.07.2014 for fixing date for hearing. Further, few receipts of the years 2009, 2011 and 2015 have been brought on record as Annexure-2 to the second supplementary affidavit demonstrating that the reminders were sent to the sole Arbitrator Sri R.C. Jain for fixing date. All these facts regarding earlier appointment of Arbitrator by the applicant in the year 1996, as well as award of the year 1997 and the award being made Rule of the Court on 24.05.1999 and they being challenged by the Authority before this Court in Appellate jurisdiction has not been disclosed by the applicant in his application under Section 11 (4) and 11 (6) of the Act, 1996. It is only when the Authority filed its counter affidavit and disclosed the fact, that the applicant had filed the first and second supplementary affidavit bringing on record the facts that earlier the sole Arbitrator appointed at their instance, the award was pronounced in the year 1997 and the same which was made Rule of the Court was set aside by this Court on 20.09.2001, was ultimately challenged before the Apex Court and after the dismissal of the Civil Appeal and Review Petition on 09.04.2008 and 20.08.2008, the applicant approached the sole Arbitrator for rehearing of the matter.8. Furthermore, the applicant invoked the Arbitration clause on 12.08.2019 seeking an appointment of the Arbitrator.9. Sri Ashish Kumar, learned counsel appearing for the applicant submitted that this application under Section 11 (6) be read with Sections 14 and 15 of Act, 1996 as when earlier Arbitrator refused to act or abandoned the arbitration proceedings, a substitute or new Arbitrator be appointed. He further submitted that earlier Arbitrator, Sri R.C. Jain was appointed as a nominee Arbitrator on behalf of the applicant and when the Authority refused to appoint another Arbitrator in terms of Clause 46, Sri Jain proceeded as sole Arbitrator.10. The second limb of the argument is that the Arbitration Clause 46 provides for any statutory modification, and as the new Arbitration and Conciliation Act came in the year 1996 is applicable, and thereafter amendment of 2015 as per Section 11 (6A), the Court can only examine the issue with relation to existence of Arbitration Clause and the issue of limitation will be left to be decided by the Arbitrator. The present claim of the applicant is not barred by limitation as the applicant had invoked Arbitration Clause on 11.02.1995 i.e. within time after the rejection of application by Vice Chairman of the Authority on 17.06.1994. It is also contended that as far as remand of the matter back to Arbitrator is concerned, the order dated 20.09.2001 passed by this Court had attained finality by the Apex Court, and as the Arbitrator did not decide the issue and had abandoned, thus, the mandate of the Arbitrator stood terminated and Court has to appoint a substitute/new Arbitrator.11. Lastly, it was contended that though the arbitration proceedings commenced under the old Act of 1940, but the new Act of 1996 would be applicable as is clear from Clause 46 which provides that any statutory modification will be applicable to the arbitration proceedings and thus it is saved by Section 85(2)(a) of the Act, 1996.12. Reliance has been placed upon decisions of Apex Court in the case of Mayavati Trading Pvt. Ltd. vs. Pradyuat Deb Burman 2019(6) Arb.LR 1(SC), Uttarakhand Purv Sainik Kalyan Nigam Limited vs. Northern Coalfields Limited 2019(6) Arb.LR 237 (SC) and Madras Port Trust vs. Hymanshu International AIR 1979 SC 1144 on the question of limitation.13. On the question of applicability of old or new Act, reliance has been placed upon the decisions in case of M/S Reshma Construction vs. State of Goa 1998 (3) BomCR 837 and Deputy Manager (Engg.), & Another vs. Satyanarayana Contractors Company, Gudivada & others 2009(Suppl.2) Arb.LR.222 (AP).14. As far as appointment of substitute/new Arbitrator is concerned, reliance has been placed on decisions in the case of Satya and ors. vs. Vidarbha Distillers and others AIR 1998 Bom 210; Kurup Engineering Company Pvt. Ltd. vs. Bharat Heavy Electricals Limited and others 2008(2) Arb.LR 290(Delhi); Union of India vs. Singh Builders Syndicate 2009(4) SCC 523 and Cinevistaas Limited vs. Prasar Bharati 2008(4) Arb.LR 112 (Delhi).15. Per contra, Sri Arun Kumar, counsel appearing for the Authority submitted that this application under Section 11(4) and 11(6) of the Act, 1996 has been filed concealing the relevant material facts from the Court. It is submitted that it is a dead claim of the applicant and remedy of arbitration has already been exhausted after an Arbitrator was appointed under the old Act. He further submitted that vide order dated 17.6.1994 the Vice Chairman after hearing the applicant and Executive Engineer had held that the applicant was not entitled for any outstanding against him. Moreover, a sum of Rs.3,79,552.23 had to be returned by the applicant to the Authority. It is further contended that after dismissal of the Review Petition by the Apex Court in the year 2008, the applicant had written to the sole Arbitrator for the first time on 18.9.2008 and no communication has been made after 11.3.2015 as per the documents filed by the applicant along with second supplementary affidavit. Thus, after about 12 years from the date of decision of Apex Court, the applicant has approached this Court for the appointment of Arbitrator under the new Act invoking the clause in the year 2019 concealing the earlier arbitration proceedings.16. It is contended by counsel for the respondent that proceedings initiated under the old Act, which has commenced prior to the coming of the new Act shall be held as per the provisions of old Act and reliance has been placed upon decision of Apex Court in the case of Thyssen Stahlunion GMBH vs. Steel Authority of India Ltd. JT 1999 (8) SC 66. He further contended that in view of provisions of Section 16(3) of the old Act, an award remitted by the Court to the Arbitrator for reconsideration shall become void on the failure of the Arbitrator to reconsider it and submit his decision within the time fixed. As no time was fixed while the matter was remitted back, thus the award has to be made considering the provisions of Section 3 of the old Act read with first Schedule under which the Arbitrator is required to make his award within four months.17. Lastly it was contended that though the Apex Court had held that while deciding application under Section 11(4) and 11(6) of the new Act the Court is empowered to see only whether an arbitration agreement exist, but before appointing an Arbitrator, Court can look into the maintainability of fresh proceedings under the new Act when proceedings under the old Act has already been initiated though had not been decided. Reliance has been placed upon decision of this Court in the case of M/s Ram Shakti Construction vs. Agra Development Authority and another 2017(2) ADJ 262 where the Court held that it is imperative that a satisfaction is arrived that live claim exist which could be arbitrated upon.18. I have heard counsel for the parties and perused the material on record.19. This is an application under Section 11(4) and 11(6) of Act, 1996 for appointment of Arbitrator invoking the arbitration clause 46 as contained in agreement dated 04.04.1985 entered between the parties. According to para 20 of the affidavit to the application, arbitration clause was invoked on 12.8.2019 for the appointment of an independent Arbitrator.20. It is not disputed by the applicant that at the time of filing of the application under Section 11(4) and 11(6) of the new Act, the entire facts of the case was not disclosed by him and simplicitor it was alleged that there existed a dispute between the parties and pursuant to Clause 46 of the agreement arrived in the year 1985 between them, an Arbitrator be appointed. It was when the counter affidavit was filed by the Authority, the true picture revealed and it was brought to the notice of the Court that earlier round of arbitration proceedings had been initiated and held at the behest of the applicant. It is also not in dispute that the applicant had himself approached this Court through Writ No.9086 of 1993 for the release of his final bill, and on 21.01.1994 direction was issued to the Vice Chairman of the Authority to decide the claim of the applicant. It is also not in dispute that on 17.6.1994 the claim was rejected by the Development Authority thereafter the arbitration Clause 46 was invoked appointing one Sri R.C.Jain, who proceeded to adjudicate upon the dispute as sole Arbitrator. An award was made on 23.5.1997 which was subsequently made Rule of the Court on 24.5.1999. Till this stage the respondent-Authority never appeared before Arbitrator, but the order making award Rule of the Court as well as award was challenged by the Authority through F.A.F.O. No.1072 of 1999 which was allowed on 20.9.2001, and the mater was remitted back to the Arbitrator for decision afresh with certain observations. As the matter was carried to the Apex Court at the behest of the applicant, Civil Appeal of the applicant was dismissed on 09.04.2008 and Review Petition was also rejected on 20.8.2008. During this period, new Arbitration and Conciliation Act, 1996 came into force which provided for repeal and saving clause in Section 85 of the Act.21. It is also not in dispute that after dismissal of the appeal by Apex Court the applicant had approached the Arbitrator Sri R.C.Jain on 18.9.2008, for hearing of the matter afresh in view of the remand order passed by this Court. It appears that the applicant continued to request the sole Arbitrator till the year 2015 for fixing date in the matter at regular intervals, but after 2015 till 2019 the matter was not pursued with the sole Arbitrator, and in the year 2019, a fresh notice was given to the respondent Authority invoking the arbitration clause and the present application being filed for the appointment of a new Arbitrator.22. However, during exchange of pleadings the applicant has tried to improve upon his case by filing supplementary affidavit disclosing the earlier sequence of arbitral proceedings initiated by him and held before Arbitral Tribunal of Sri R.C.Jain and various orders passed by this Court and the Apex Court. Further through rejoinder affidavit the applicant has tried to built up a case for substitution of an Arbitrator in terms of Sections 14 and 15 of new Act as the mandate of the Arbitrator stood terminated in view of Section 14(1)(a), as he was unable to perform his function or has failed to act without undue delay. But the original application under Section 11(4) and 11(6) was never amended to bring the facts, and the prayer was made through various supplementary affidavits and rejoinder affidavit.23. It is no doubt true that mere mentioning of incorrect provision or not mentioning any provision under which the application is filed would not oust the jurisdiction of the Court or the relief claimed by the parties, but the pleadings made in the application discloses the intention of the application which is for appointment of new Arbitrator and not for substitution.24. The argument raised on behalf of the applicant has now to be tested on the touchstone of Sections 14 and 15 of the amended Act, which are extracted as under:"14. Failure or impossibility to act.- (1) The mandate of an arbitrator shall terminate and he shall be substituted by another arbitrator, if--(a) he becomes de jure or de facto unable to perform his functions or for other reasons fails to act without undue delay; and(b) he withdraws from his office or the parties agree to the termination of his mandate.(2) If a controversy remains concerning any of the grounds referred to in clause (a) of sub-section (1), a party may, unless otherwise agreed by the parties, apply to the Court to decide on the termination of the mandate.(3) If, under this section or sub-section (3) of section 13, an arbitrator withdraws from his office or a party agrees to the termination of the mandate of an arbitrator, it shall not imply acceptance of the validity of any ground referred to in this section or sub-section (3) of section 12.15. Termination of mandate and substitution of arbitrator.- (1) In addition to the circumstances referred to in section 13 or section 14, the mandate of an arbitrator shall terminate--(a) where he withdraws from office for any reason; or(b) by or pursuant to agreement of the parties.(2) Where the mandate of an arbitrator terminates, a substitute arbitrator shall be appointed according to the rules that were applicable to the appointment of the arbitrator being replaced.(3) Unless otherwise agreed by the parties, where an arbitrator is replaced under sub-section (2), any hearings previously held may be repeated at the discretion of the arbitral tribunal.(4) Unless otherwise agreed by the parties, an order or ruling of the arbitral tribunal made prior to the replacement of an arbitrator under this section shall not be invalid solely because there has been a change in the composition of the arbitral tribunal."25. Now, coming to Section 14 of the Act, it mandates that authority of an Arbitrator shall terminate on two conditions being satisfied, firstly he becomes de jure or de facto unable to perform his functions or he fails to act without undue delay. The second condition is when the Arbitrator withdraws from the office or the parties agreed to the termination of his mandate.26. In such a situation, if the parties unless agree, have to apply to the Court to decide on the termination of mandate of the Arbitrator, in terms of sub-section (2) of Section 14.27. The corresponding provision was there under Section 8(1)(b) and Section 11 of the 1940 Act (old Act). Thus, the party aggrieved has to approach to the ''Court' as defined under Section 2(1)(e) of the Act, which means the principal Civil Court of original jurisdiction in a district. Thus a conjoint reading of Section 11(4) and Section 14 clarify that a petition does not lie and can be heard by the Chief Justice or his designate as a petition under Section 14 lies to the "Court" since Fora are different. A conjoint petition does not lie, this was held by Hon'ble Apex Court in the case of Grid Corporation of Orissa Ltd. Vs. AES Corporation & Ors. 2002 (7) SCC 736.28. In Lalit Kumar V. Sanghavi v. Dharamdas V. Sanghavi 2014 (136) AIC 117 (SC) it was held that an application under Section 14(2) of the Act for decision on termination of the mandate of an Arbitrator lies only before the "Court" as defined in Section 2(1)(e) of the Act.29. While dealing with somewhat similar situation, the Supreme Court had appointed an Arbitrator on application under Section 11(5) and (6) of the Act, held that application under Section 14(2) of the Act was not maintainable before the Supreme Court for terminating the mandate of an Arbitrator, as jurisdiction which the Chief Justice or his designate exercises under Section 11(6) of this Act is limited and it becomes functus officio after exercising the same (Nimet Resources Inc. and Another vs. Essar Steels Ltd. (2009) 17 SCC 313).30. The Apex Court held that there is no automatic termination of the mandate of an Arbitrator on the alleged ground of his failure to act without undue delay, and it is the Court which will have to resolve the dispute whether the Arbitrator had failed to act without undue delay. In case the Arbitrator fails to conclude arbitration proceedings within fixed timeline agreed between the parties and the same having not been extended, the mandate of the Arbitrator automatically terminates.31. In the present case, there was no timeline fixed or agreed between the parties within which the arbitration proceedings was to be concluded and from the conduct of the parties, it appears that after 2015, the proceedings were left abandoned at the hands of the parties and neither of them approached the "Court" as defined under Section 2(1)(e) for terminating the mandate of Arbitrator and getting substituted by another Arbitrator in terms of subsection (2) of Section 15.32. Prior to 23.10.2015, Section 14 read as under:"14. Failure or impossibility to act.- (1) The mandate of an arbitrator shall terminate, if--(a) he becomes de jure or de facto unable to perform his functions or for other reasons fails to act without undue delay; and(b) he withdraws from his office or the parties agree to the termination of his mandate.(2) If a controversy remains concerning any of the grounds referred to in clause (a) of sub-section (1), a party may, unless otherwise agreed by the parties, apply to the Court to decide on the termination of the mandate.(3) If, under this section or sub-section (3) of section 13, an arbitrator withdraws from his office or a party agrees to the termination of the mandate of an arbitrator, it shall not imply acceptance of the validity of any ground referred to in this section or sub-section (3) of section 12."33. Thus, post amendment Section 14 of Act, 1996 was amended to the extent that on failure on part of Arbitrator as provided under sub-section (1) of Section 14 the party unless otherwise agreed between them, apply to the Court to decide on termination of mandate and he shall be substituted by another Arbitrator, which earlier did not find place in the unamended provisions of Section 14.34. Reverting back to the dispute between the parties, it is evident from the conduct of the applicant that his approach towards getting the matter resolved through arbitration proceedings was very casual, as the party has to approach the Court where Arbitrator fails to act without undue delay. In the present case, no effort was made for about 12 years in getting the mandate of an Arbitrator terminated.35. While dealing with Section 15(2), this Court in case of Arbitration and Concili. Appl. u/s 11(4) No.37 of 2014 (Baghel Infrastructures Pvt. Ltd. Vs. N.T.P.C. Ltd. And 3 Ors) decided on 10.11.2014 held as under:If an arbitrator refuses to act as an arbitrator, a substitute arbitrator would be appointed in his place under sub-section (2) of Section 15, except where the intention of the parties was to refer the disputes to arbitration by a particular person only."Rules" referred to in Section 15(2) would refer not only to any statutory rules or rules framed under the Act or under the Scheme, but also mean that substitute arbitrator must be appointed according to the original agreement or provision applicable to the appointment of the arbitrator at the initial stage. (Yashwitha Construction (P) Ltd. vs. Simplex Concrete Piles India Ltd.8).In National Highways Authority of India vs. Bumihiway D.D.B. Ltd.9, Supreme Court held that provisions of Section 15(2) states that a substitute arbitrator shall be appointed according to the rules applicable to the appointment of arbitrator being replaced. Appointment of retired Chief Justice by the High Court under Section 11(6) was set aside and directions was given that India Road Congress be approached as per the agreed procedure to appoint the arbitrator.The applicant has not challenged the appointment of the arbitrator, but submits that once the application under section 11 has been filed, the respondent have lost their right to appoint any arbitrator, is wholly misconceived.In the facts of the present application, the arbitrator was already appointed and on his resignation another arbitrator has been appointed as per the terms and conditions of the agreement, the application which is ostensibly moved under section 11 of the Arbitration and Conciliation Act to terminate the mandate of the earlier arbitrator, is misconceived and not maintainable.Since the application is not maintainable accordingly dismissed.36. After careful consideration of Sections 14 and 15 of the Act as well as the law laid down by the Apex Court it is clear that the applicant should apply to the ''Court' in regard to the termination of mandate and the substitution of Arbitrator can only be made in pursuance thereof.37. The other point canvassed by the counsel that in view of the amended provisions of Section 11(6A), this Court cannot go into the question of limitation and only on the basis of existence of the arbitration clause, will appoint Arbitrator.38. It is no doubt correct that after 2015 amendment the Court is only empowered to see the existence of an arbitration clause as held by the Apex Court in the case of Duro Felguera, S.A. vs. Gangavaram Port Limited (2017) 9 SCC 729. Relevant paras 48 and 59 read as under:"48. Section 11(6-A) added by the 2015 Amendment, reads as follows:"11(6-A) The Supreme Court or, as the case may be, the High Court, while considering any application Under Sub-section (4) or Sub-section (5) or Sub-section (6), shall, notwithstanding any judgment, decree or order of any Court, confine to the examination of the existence of an arbitration agreement." (emphasis supplied)From a reading of Section 11(6A), the intention of the legislature is crystal clear i.e. the Court should and need only look into one aspect-the existence of an arbitration agreement. What are the factors for deciding as to whether there is an arbitration agreement is the next question. The resolution to that is simple-it needs to be seen if the agreement contains a Clause which provides for arbitration pertaining to the disputes which have arisen between the parties to the agreement...59. The scope of the power under Section 11(6) of the 1996 Act was considerably wide in view of the decisions in SBP and Co. vs. Patel Engg. Ltd., (2005) 8 SCC 618 and National Insurance Co. Ltd. vs. Boghara Polyfab (P) Ltd. (2009) 1 SCC 267. This position contained till the amendment brought about in 2015. After the amendment, all that the courts need to see is whether an arbitration agreement exists- nothing more, nothing less. The legislative policy and purpose is essentially to minimise the Court's intervention at the stage of appointing the arbitrator and this intention as incorporated in Section 11(6-A) ought to be respect."39. This judgment was followed by the Apex Court in case of Mayavati Trading Pvt. Ltd. (supra), in which in para 10, Court held as under:"This being the position, it is clear that the law prior to the 2015 Amendment that has been laid down by this court, which would have included going into whether accord and satisfaction has taken place, has now been legislatively overruled. This being the position, it is difficult to agree with the reasoning contained in the aforesaid judgment as Section 11(6A) is confined to the examination of the existence of an arbitration agreement and is to be understood in the narrow sense as has been laid down in the judgment in Duro Felguera, S.A.- see paras 48 and 59."40. However, in case of Uttarakhand Purv Sainik Kalyan Nigam Limited (supra) the Apex Court while approving Section 11(6A) in para 9.9, held as under:"9.9. The doctrine of "Kompetenz-Kompetenz", also referred to as "Comptence-Comptence", or "Comptence de la recognized", implies that the arbitral tribunal is empowered and has the competence to rule on its own jurisdiction, including determining all jurisdictional issues, and the existence or validity of the arbitration agreement. This doctrine is intended to minimize judicial intervention, so that the arbitral process is not thwarted at the threshold, when a preliminary objection is raised by one of the parties.The doctrine of kompetenz-kompetenz is, however, subject to the exception i.e. when the arbitration agreement itself is impeached as being procured by fraud or deception. This exception would also apply to cases where the parties in the process of negotiation, may have entered into a draft agreement as an antecedent step prior to executing the final contract. The draft agreement would be a mere proposal to arbitrate, and not an unequivocal acceptance of the terms of the agreement. Section 7 of the Contract Act, 1872 requires the acceptance of a contract to be absolute and unqualified. [Dresser Rand SA vs. Bindal Agro-Chem Ltd. (2006) 1 SCC 751=2006(1)Arb.LR 171 (SC)=2006 SCACTC 15(SC);See also Bharat Sanchar Nigam Ltd. vs. Telephone Cables Ltd., (2010) 5 SCC 213=2010(4) Arb.LR 218 (SC)=2010 SCACTC 113 (SC);Refer to PSA Mumbai Investments PTE Ltd. vs. Board of Trustees of the Jawaharlal Nehru Port Trust & Anr. (2018) 10 SCC 525=2018(5) Arb.LR 185 (SC).] If an arbitration agreement is not valid or non-existent, the arbitral tribunal cannot assume jurisdiction to adjudicate upon the disputes. Appointment of an arbitrator may be refused if the arbitration agreement is not in writing, or the disputes are beyond the scope of the arbitration agreement.Article V(1)(a) of the New York Convention states that recognition and enforcement of an award may be refused if the arbitration agreement ''is not valid under the law to which the parties have subjected it or, failing any indication thereon, under the law of the country where the award was made'."41. Thus from the reading of the amendment brought in the year 2015 through Section 11(6A), the words existence of an arbitration clause has to be seen and nothing more or nothing less is to be seen by the Court which has now the approval of the Apex Court through the above judgments. But in the present case the dispute arose in the year 1994 when the claim of the applicant Company was rejected by the respondent- Development Authority and the arbitration clause was invoked in 1995 and an Arbitrator was appointed. Thus, the applicant after 25 years cannot come and claim the benefit of the amended provision of Section 11(6A) when once he had already availed the remedy as provided in the agreement clause 46 and the matter had travelled up to the Apex Court and his Review Petition being rejected on 20.8.2008.42. In the present case, arbitral proceedings were already pending, when the application under Section 11 was moved. It was only after exchange of pleadings that relief was tried to be moulded by the applicant for terminating the mandate of earlier Arbitrator and he be substituted by another Arbitrator.43. As already discussed above, the remedy lies under Section 14(2) of the Act, where the party has to approach the "Court" for getting the mandate terminated and no conjoint petition under Section 11 and 14 can be filed in view of decision of the Apex Court in case of Grid Corporation of Orissa Ltd. (supra).44. The second point canvassed by the applicant's counsel as to the applicability of the new Act, which came into force in the year 1996 and subsequent amendments made in 2015 being applicable in the present case as Clause 46 of the agreement mandated for statutory modification, thus the Court can only examine issue in relation to existence of arbitration clause and any other issue to be decided by the Arbitrator cannot be accepted in entirety. In the present case though the new Act is applicable as it is saved by Clause 46 read with Section 85(2)(a) of the Act of 1996, but as arbitral proceedings were already on and the matter being remitted by this Court on 20.09.2001, the applicant did not make any effort to get the mandate of the Arbitrator terminated without undue delay.45. As already held above, the applicant has to get the mandate of the Arbitrator terminated in pursuance of Section 14(2) of the Act and no relief can be granted to him as claimed under Section 11(6A) of the Act by appointing a new Arbitrator pursuant to the notice dated 12.8.2019 invoking arbitration clause 46 de novo, while the mandate of the earlier Arbitrator has not come to an end.46. It is pertinent to mention at this juncture that Section 32 of 1996 Act provides for termination of proceedings. According to sub-section (1) of Section 32, arbitral proceedings stands terminated by final arbitral award or by order of Arbitral Tribunal under sub-section (2). Sub-section (2) envisages contingencies where an order is issued by the Tribunal terminating arbitral proceedings, in case claimant withdraws his claim, the parties agree on the termination of the proceedings or where the arbitral Tribunal finds continuation of the proceedings has for any other reason become unnecessary or impossible. Sub-Section (3) of Section 32 provides that mandate of Arbitral Tribunal shall terminate with the termination of arbitral proceedings, meaning thereby that unless and until the arbitral proceedings are concluded, the mandate of Arbitral Tribunal does not come to an end.47. But the termination of mandate of the Arbitrator, as provided under Section 14 is different from the termination of arbitral proceedings. Though mandate of an Arbitrator can be terminated but that would not mean that the arbitration proceedings have also terminated. In the present context, neither the earlier arbitration proceedings had concluded nor any effort was made by the applicant to get the mandate of the Arbitrator terminated from the "Court".48. Thus the provisions of Section 11(6A) of the Act cannot be pressed into by the applicant, as in the eye of law, the earlier proceedings still exist and no new Arbitrator can be appointed by mere fresh invocation of clause 46. The argument raised is a fallacy and cannot be accepted.49. It has never been the intention of legislature or the various decisions rendered by the Apex Court that Section 11(6A) will come into play in those cases in which the arbitral proceedings had already commenced under the old Act and continued under the Act 1996, that a new Arbitrator is appointed and the Court will not consider the earlier proceedings which had taken place in regard to the same agreement and will proceed to appoint a new Arbitrator.50. Reliance placed by learned counsel on the question of appointment of Arbitrator in case of Satya and others (surpa), Kurup Engineering Company Pvt. Ltd. (supra), Singh Builders Syndicate (supra) and Cinevistaas Limited (supra) are not applicable in the present case as this application under Section 11 has been filed seeking invocation of the arbitration clause 46 in the year 2019 without disclosure that already arbitral proceedings had been set in motion on the behest of the applicant himself in the year 1996, in which the mandate of the Arbitrator was never terminated by the competent Court at the behest of the parties.51. The claim

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of applicant that the Arbitral Tribunal did not proceed after 2008 without undue delay and having lost its mandate can only be adjudicated upon by the Court, and only after that a new Arbitral Tribunal can be substituted by appointment of another Arbitrator.52. It is the applicant who for last 12 years never took any initiative for getting the mandate terminated and in present proceedings also concealment to the said effect that the mandate of Arbitral Tribunal stood terminated was never raised in the application itself.53. No benefit can be extended to the applicant on the decision relied upon by him as the present case is totally distinguishable and the applicant had himself abandoned the arbitral proceedings after 2015 and no initiative was taken by him without undue delay in approaching the "Court" as defined in Section 2(1)(e) and the present application has been filed under Section 11 before this Court for initiation of fresh arbitral proceedings.54. The word used in Section 14(1)(a) "undue delay" means that the dispute between the parties had to be resolved in the time prescribed in the agreement, time agreed between the parties or at the earliest without going into the legal technicalities as the same would frustrate the object of the Act. The applicant himself is also guilty to the extent in not approaching the Court for getting the mandate terminated without undue delay and no explanation has either been put forward by him to explain this inordinate delay of 12 years in getting a substitute Arbitrator appointed for deciding the matter afresh.55. As already pointed out by learned counsel for the respondent that applicant is trying to give life to a dead claim, which cannot be arbitrated upon. Section 16(3) of the 1940 Act (old Act) provides that in case the Court remits the award to Arbitrator or umpire for reconsideration, award shall become void on failure of the Arbitrator or umpire to reconsider it and submit his decision within time fixed.56. Section 3 of the first schedule to the old Act provides the time limit of four months within which the Arbitrator after entering on the reference has to make the award. As it is evident that after the review petition was rejected, the applicant had approached the Arbitrator on 18.9.2008 but arbitral proceedings did not commence nor any effort was made to get the mandate terminated. The argument raised by learned counsel for the respondent that proceedings shall continue according to the old Act cannot be accepted as Clause 46 clearly provides that Arbitration Act, 1940 or the statutory amendment made therein shall be applicable between the parties in case of dispute. The dispute, which started in the year 1995 was carried after the amendment in 1996 and the proceedings were decided as per the new Act. Further saving clause 85(2)(a) also provides that the new Act shall apply to arbitral proceedings which had commenced before this Court unless otherwise agreed by the parties. However, in the present case the parties had already agreed to submit as per the amended provisions of 1940 Act, meaning thereby that the new Act is applicable in the present dispute.57. I have carefully considered the rival submission of the parties and the material on record and find that the application, which has been ostensibly moved under Section 11 of the Act, 1996 for appointment of Arbitrator invoking arbitration clause in the year 2019 does not warrant any interference of this Court as the applicant had completely failed to disclose that earlier arbitral proceedings in regard to the dispute which was initiated in the year 1996 had not come to an end, neither any prayer has been made for terminating the mandate of the Arbitrator nor any prayer has been made for the substitution of Arbitrator and simplicitor the application under Section 11 has been moved invoking the arbitration clause 46.58. This Court does not find any need to interfere, as this application is totally misconceived and is hereby dismissed.
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