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



Ms. X, A Student of 2nd Year, B.Tech, Chemical Engineering Department , R/O Dhansiri Hostel, Indian Institution of Technology, Guwahati v/s The State of Assam, Rep. By The Commissioner And Secretary, Home Department, Govt. of Assam, State Secretariat, Assam & Others


Company & Directors' Information:- ASSAM COMPANY INDIA LIMITED [Active] CIN = L01132AS1977PLC001685

Company & Directors' Information:- K TECH PRIVATE LIMITED [Active] CIN = U25190TN2012PTC084486

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

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

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

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

Company & Directors' Information:- M TECH INDIA PRIVATE LIMITED [Active] CIN = U30007DL1997PTC087580

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

Company & Directors' Information:- CHEMICAL CORPORATION OF INDIA LIMITED [Active] CIN = U26944WB1996PLC081850

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

Company & Directors' Information:- K. TECH (INDIA) LIMITED [Active] CIN = U24222MH2000PLC123695

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

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

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

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

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

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

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

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

Company & Directors' Information:- A K TECH LTD [Active] CIN = U74899DL1986PLC023700

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

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

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

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

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

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

Company & Directors' Information:- Z-TECH (INDIA) PRIVATE LIMITED [Active] CIN = U74899DL1994PTC062582

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

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

Company & Directors' Information:- J S HOSTEL PRIVATE LIMITED [Active] CIN = U55104DL2002PTC114486

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

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

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

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

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

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

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

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

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

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

Company & Directors' Information:- E-TECH INDIA PRIVATE LIMITED [Active] CIN = U51101MH2013PTC240790

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

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

Company & Directors' Information:- INSTITUTION OF ENGINEERING AND TECHNOLOGY [Active] CIN = U80903KA2007NPL044461

Company & Directors' Information:- C P TECH ENGINEERING PRIVATE LIMITED [Active] CIN = U29294MH2005PTC153509

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

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

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

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

Company & Directors' Information:- A 1 TECHNOLOGY PRIVATE LIMITED [Active] CIN = U72200PB2002PTC035548

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

Company & Directors' Information:- TECH INDIA LIMITED [Active] CIN = U45201AS1995PLC004380

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

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

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

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

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

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

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

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

Company & Directors' Information:- S I TECH (INDIA) PRIVATE LIMITED [Strike Off] CIN = U32109MH2003PTC140622

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

Company & Directors' Information:- ENGINEERING AND CHEMICAL (INDIA) PRIVATE LIMITED [Active] CIN = U51909MH2003PTC139423

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

Company & Directors' Information:- T R B CHEMICAL PRIVATE LIMITED [Active] CIN = U74900MH2011PTC212005

Company & Directors' Information:- J K B ENGINEERING COMPANY PRIVATE LIMITED [Strike Off] CIN = U31300TN1996PTC036482

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

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

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

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

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

Company & Directors' Information:- S C TECH INDIA PRIVATE LIMITED [Strike Off] CIN = U45400HR2015PTC055858

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

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

Company & Directors' Information:- MS TECHNOLOGY PRIVATE LIMITED [Active] CIN = U74899DL1995PTC070539

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

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

Company & Directors' Information:- R AND D TECH PRIVATE LIMITED [Active] CIN = U33112PN2004PTC018927

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

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

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

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

Company & Directors' Information:- K. V. TECH INDIA PRIVATE LIMITED [Converted to LLP] CIN = U28939MH2008PTC181898

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

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

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

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

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

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

Company & Directors' Information:- S K E-TECH PRIVATE LIMITED [Strike Off] CIN = U72900WB2011PTC160500

Company & Directors' Information:- D-TECH INDIA PRIVATE LIMITED [Active] CIN = U72900DL2016PTC304389

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

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

Company & Directors' Information:- TECH U TECH PRIVATE LIMITED [Active] CIN = U80903KL2020PTC065058

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

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

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

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

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

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

Company & Directors' Information:- P T S ENGINEERING INDIA PRIVATE LIMITED [Active] CIN = U74210TZ2011PTC016944

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

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

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

Company & Directors' Information:- V-TECH ENGINEERING PRIVATE LIMITED [Active] CIN = U00357KA1995PTC018628

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

Company & Directors' Information:- V-TECH (INDIA) PRIVATE LIMITED [Active] CIN = U72100MH2000PTC127157

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

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

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

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

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

Company & Directors' Information:- M.S. ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U29220MH2012PTC227108

Company & Directors' Information:- THE CHEMICAL CORPORATION OF INDIA LTD [Strike Off] CIN = U24100WB1937PLC009182

Company & Directors' Information:- A D R CHEMICAL LTD [Strike Off] CIN = U24293WB1977PLC030860

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

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

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

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

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

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

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

Company & Directors' Information:- P & A TECHNOLOGY PRIVATE LIMITED [Active] CIN = U45208OR2011PTC014269

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

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

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

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

Company & Directors' Information:- M N B ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U70101TN2005PTC057442

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

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

Company & Directors' Information:- M S V ENGINEERING PRIVATE LIMITED [Active] CIN = U52399TG2020PTC147098

Company & Directors' Information:- C-TECH INDIA PRIVATE LIMITED [Strike Off] CIN = U72900DL1995PTC070765

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

Company & Directors' Information:- T B TECH PRIVATE LIMITED [Strike Off] CIN = U70100DL1986PTC023103

Company & Directors' Information:- C R T ENGINEERING LIMITED [Strike Off] CIN = U32109DL1990PLC038842

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

Company & Directors' Information:- G B L ENGINEERING COMPANY PRIVATE LIMITED [Strike Off] CIN = U29130RJ1998PTC015182

Company & Directors' Information:- K S CHEMICAL PRIVATE LIMITED [Strike Off] CIN = U24100MH1999PTC121231

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

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

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

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

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

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

Company & Directors' Information:- G M I TECHNOLOGY PRIVATE LIMITED [Strike Off] CIN = U72200TG2011PTC075075

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

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

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

Company & Directors' Information:- I D M ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U29199KA1981PTC004517

Company & Directors' Information:- I E TECHNOLOGY PRIVATE LIMITED [Strike Off] CIN = U72900MH2001PTC132315

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

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

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

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

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

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

Company & Directors' Information:- I P L TECHNOLOGY PRIVATE LIMITED [Active] CIN = U29290MH2000PTC127550

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

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

Company & Directors' Information:- G I TECHNOLOGY PRIVATE LIMITED [Strike Off] CIN = U72200MH2005PTC156230

Company & Directors' Information:- V TECH CORPORATION PRIVATE LIMITED [Strike Off] CIN = U74900PN2012PTC145814

Company & Directors' Information:- S. R. TECHNOLOGY PRIVATE LIMITED [Active] CIN = U74999MH2017PTC290229

Company & Directors' Information:- W TECH ENGINEERING PRIVATE LIMITED [Active] CIN = U74999PN2015PTC153673

Company & Directors' Information:- R. S. TECH PRIVATE LIMITED [Active] CIN = U45202MH2010PTC207142

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

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

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

Company & Directors' Information:- M H T TECHNOLOGY PRIVATE LIMITED [Active] CIN = U74999TN2010PTC077205

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

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

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

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

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

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

Company & Directors' Information:- K S Q TECHNOLOGY PRIVATE LIMITED [Strike Off] CIN = U72900DL2006PTC154900

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

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

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

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

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

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

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

Company & Directors' Information:- N G S TECHNOLOGY PRIVATE LIMITED [Active] CIN = U93000DL2009PTC196737

Company & Directors' Information:- P C TECHNOLOGY PRIVATE LIMITED [Strike Off] CIN = U74900DL2015PTC278616

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

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

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

Company & Directors' Information:- V & P TECHNOLOGY PRIVATE LIMITED [Active] CIN = U72200HR2011PTC044721

Company & Directors' Information:- D Y R ENGINEERING PRIVATE LIMITED [Strike Off] CIN = U45205KA2014PTC075105

Company & Directors' Information:- T J ENGINEERING PRIVATE LIMITED [Active] CIN = U28999MH2021PTC353062

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

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

Company & Directors' Information:- D AND V TECH PRIVATE LIMITED [Active] CIN = U74999DL2020PTC365773

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

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

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

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

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

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

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

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

Company & Directors' Information:- A and B Chemical Corporation [Active] CIN = F06253

    Case No. WP(C) 2966 of 2021

    Decided On, 28 May 2021

    At, High Court of Gauhati

    By, THE HONOURABLE MR. JUSTICE N. KOTISWAR SINGH

    For the Petitioner: MS. S. Sarma, Advocate. For the Respondent: GA, Assam.



Judgment Text

1. The Court proceedings have been conducted through video-conference.2. Heard Ms. Sumitra Sarma, learned counsel for the petitioner. Also heard Mr. D. Nath, learned Additional Senior Government Advocate, Assam. 3. The matter had been fixed today for apprising this Court by Mr. Nath, the Ld. Government Counsel of the status of the investigation conducted so far. A copy of the status report dated 24.05.2021 submitted is kept on record.4. Some of the issues raised in this petition are of seminal importance, though these relate to an individual, the petitioner herein, but will have far-reaching consequences if the allegations made by the petitioner are not properly investigated and brought to their logical conclusion.5. The issues raised in this petition are based on allegations of sexual harassment, sexual assault and other misconducts meted out to a student by fellow students within the hallowed precincts of a premier educational institution, the Indian Institute of Technology (IIT), Guwahati. From the materials brought on record, there are definitive indications of certain serious offences having taken place, though the full and complete picture is yet to emerge. It is of utmost importance that such serious incidents do not recur in such academic institution of excellence, for, even allegations of such nature can not only mar the academic reputation of a prestigious institution but also vitiate the academic atmosphere and have a chilling and deleterious effect on many of the students hailing from across the country perusing their studies.6. It may not be necessary at this stage to go into detail, of the facts and allegations made, but it will suffice if only some of the bare minimum essential facts are adverted to.7. It is the specific allegation of the petitioner, a student of IIT, Guwahati, that she was subjected to sexual assault by certain fellow student(s) of the IIT, Guwahati in the night of 28.03.2021. It is the undisputed fact that the petitioner was taken to Gauhati Medical College and Hospital (GMCH) in the early morning of 29.03.2021 in an unconscious state. The concerned doctor who examined her in the GMHC informed the nearest Bhangagarh Police Station that a patient (petitioner herein) with a history of indigestion of unknown substance with sexual assault arrived at the Casualty, GMCH on 29.03.2021 at 1:05 am. The said report was forwarded by the Bhangagarh Police Station on the same day in the early morning to Amingaon Police Outpost, under whose jurisdiction the incident occurred, on which basis an FIR was registered as Amingaon P.S. Case No.53/2021 under Section 376 IPC on 30.03.2021. The present respondent No.6 was assigned to investigate the matter on the same day.8. It appears that on 02.04.2021 at 7 pm another police report was submitted by the Senior Security Officer, IIT, Guwahati before the Officer-in-Charge of Amingaon Police Station on 02.04.2021 at 7 pm stating that on 28.03.2021 at around 11 pm a female student was found unconscious in the Institute premises who was examined in the Institute and was immediately sent by ambulance to Gauhati Medical College and Hospital for further medical examination. It is also mentioned in the said report that the Institute had constituted a committee on 29.03.2021 to investigate the incident, which submitted its report on 02.04.2021 at 6 pm. The said report was also submitted to the police along with the Complaints. The IIT authorities thus formally lodged a Complaints as aforesaid which was duly acknowledged by the police and accordingly, an FIR being, North Guwahati Police Station Case No.55/2021 under Section 376 IPC was registered on 03.04.2021.9. It appears that subsequently thereafter, the petitioner, not being satisfied with the investigation or alleged non-action of the investigating authority approached the Officer-inCharge of All Women Police Station, Guwahati on 07.04.2021 and filed another FIR which was duly registered by the All Women Police Station as North Guwahati Police Station Case No.56/2021 under Sections 376/328/307/120B/34 IPC against as many as 8 fellow students for sexual assault and leaving her unconscious and also defaming her.10. From the status report of the investigation submitted before this Court, it appears that the Investigating Officer had examined a number of witnesses and investigation is going on.11. However, the Ld. Counsel for the petitioner has raised serious objections to the manner in which the Respondent No.6, the Investigating Officer is conducting the investigation. Her grievance is that respondent No.6 did not promptly start the investigation after the First Information Report was registered on 30.03.2021. As mentioned in the petition, the Investigating Officer came to examine the victim only on 02.04.2021. There are also allegations that bail sought by some of the accused was not vigorously opposed and five of the students though were picked up by the police were released on the very next day on the ground that there is no evidence regarding their involvement in the case, as also mentioned in the status report.12. Learned counsel for the petitioner submits that the aforesaid acts of respondent No.6 are questionable as there was tardy investigation even after clear leads were made available to the investigating authority. It has been submitted that the Fact Finding Committee of the IIT constituted immediately after the incident had enquired into the matter and found may disturbing facts as disclosed in the report which clearly indicated the culpability of the main accused as well as others and a copy of the said report was also furnished when the second FIR was lodged by the IIT authorities on 02.04.2021. In other words, though the Investigating Officer had access to the said report of the Committee which indicated involvement of not only the main accused but other students, these students, except the main accused were released on bail without any serious objection by the police.13. The said report is also part of the pleadings and is annexed as Annexure-2 to this petition. The relevant concluding portion of the report is reproduced herein below:“After deliberations with all the students, the Committee came to know that from 9.30 pm till 11.45 pm, “X” (this Court has withheld the name of the victim girl, the petitioner herein) was unconscious and in the old Akshara school. The committee could not get any concrete answer from Utsav as well from others about what had happened during these 2 hours except that they were trying to regain her senses. There is also a confusion regarding at what time the other students (Bhavya, Parth and Shalmali) arrived at the spot, because according to Utsav, he called Bhavya at around 9.15 pm. But Bhavya mentioned that he got the call at 10.26 pm. However, between 9.30 to 11.45 pm, no attempt was made to call the ambulance. The ambulance was called only after 11.45 pm after Chelsi and Aryan arrived. Given the fact that the girl was unconscious for more than 2 hours and as per the GMCH discharge report as well as depositions made by the students, the committee believes that this could be a possible case of sexual assault. Hence, committee concludes that the case should be shared with Internal Complaints Committee (ICC) of IITG for further deliberations.”14. Though the finding of the said Committee cannot be said to be conclusive, it provided crucial leads for the Investigating Authority to examine further. It may be mentioned that subsequently the matter was referred to the Internal Complaints Committee (in short, ICC) constituted to deal with the sexual harassment/sexual misconducts in the IIT under the Sexual Harassment of Women at Workplace (Prevention, Prohibition and Redressal) Act, 2013. Accordingly, the said ICC also investigated the matter and submitted its report. Though copy of the said report is not part of the pleadings, the same has been made available before this Court by the Ld. Counsel for the petitioner, a copy of which has been also furnished to Mr. Nath, Ld. Government Counsel.15. In this regard, it may be pertinent to mention the recommendations of the said Internal Complaints Committee, which are as follows:-“6. ICC recommendationsGiven the severity of the incident of sexual assault and the remarkably nonplussed reaction that it received from the 3 students who were at the scene on 28th March, the ICC would like to suggest to the institute that the following recommendations be carried out as a measure of their punishment for involvement in this case.The ICC also seeks that a message of zero tolerance to sexual offences goes out to the campus residents, and simultaneously, seeks to have a positive bearing on its work culture by showing that violence against women will be dealt with utmost severity. The current atmosphere of fear and anxiety among girls and women in the campus must be viewed as a detrimental factor to its growth as an institute of international importance.Therefore, the recommended actions againstBhavya AgarwalShalmali GaekwadParth Bajaj(i) For putting X’s (name withheld by the Court) life in grave danger and not informing anyone about sexual assault, battery and substance and narcotics abuse.(ii) For causing mental trauma, pain, suffering and emotional distress to the victim.(iii) For the loss in career opportunity (she resigned from FEC club and was not taken in by another club of technical board for no valid reason).(iv) For Medical expenses incurred by the victim for physical treatment.According to the provisions of the Sexual Harassment Act, Section 3 (1) and 3(2) (iv) and (v)“(i) No woman shall be subjected to sexual harassment at any workplace.(iv) interference with her work or creating an intimidating or offensive or hostile work environment for her; or(v) humiliating treatment likely to affect her health or safety.”The following actions are recommended to the head of the institute1) expulsion of one academic semester with immediate effect.2) Expulsion from hostel for a year.3) Payment of a sum of Rs.50,000/- each to “X”(name withheld by the Court)4) Suspended rustication if sexual abuse is proven by a court of law and recommended action againstSudhanshu BhatiaTushar Bohra(i) For being aware of a premeditated event criminal activity against a woman and not reporting it(ii) For discussing X’s (name withheld by the Court) name unfavourably so as to severely affect her physical and mental health causing her emotional distress.According to the provision of the Sexual Harassment Act, Section 3 (2)(iv) and (v)“(iv) interference with her work or creating an intimidating or offensive or hostile work environment for her; or(v) humiliating treatment likely to affect her health or safety.”The following actions are recommended to the head of the institute1) Expulsion from hostel for a year2) Payment of a sum of Rs.40,000/- each to “X” (name withheld by the Court)5) Suspended rustication of Sudhanshu Bhatia if sexual abuse is proven by a court of law.7. General recommendations1) Apart from this the ICC would like to request IIT Guwahati to sensitise and make security staff aware of the possibility of these incidents in the campus.2) Also make sure that abandoned buildings, half constructed buildings should be sealed and if that’s not possible, there should be security personnel installed at all these places.3) The message of strict action against sexual offences is the need of the hour. But for the prevention of these sexual offences, greater gender sensitization of the students is absolutely necessary. The gender imbalance in IIT campus is quite well known and in campuses where a girl student cannot expect to be safe along with their own fellow students is a severe indictment of a toxic culture of gender intolerance which seems to be present.4) We believe that student leadership and representative ought to play a more proactive role in demanding harsh punishment against sexual offenders, demand that all steps be taken to ensure that woman and girls are safe in all places at any time inside the campus, and in the event that anything happens, ensure that there is no defamation. This culture where a victim can be most easily blamed for her suffering is the bane of all societies where women face routine sexual harassment and violence. Doing this, emboldens future perpetrators of violence on women, and must be studiously avoided at all costs. This has to be rooted out not by segregating the genders but by encouraging a more proactive role from all stakeholders and genders so as to ensure a safe and equal campus for women.”16. The aforesaid Internal Complaints Committee set up under a statute has also given certain findings and recommendations. It is to be noted that such findings are arrived at after an enquiry in a summary manner, based on the principle of preponderance of probability, which cannot be at all compared to a full-scale criminal investigation which being presently undertaken. Yet the findings of such committee provide very clear indices to the incident on the basis of which the criminal investigating agency can explore all angles for ferreting the truth. Many a times, it has been observed that criminal proceedings have faltered in the court of law because of faulty or defective investigations. We do not wish that it happens in this case. From the records though it appears that criminal investigation is being carried out, considering the nature of the case, perhaps it will require a more comprehensive investigation than what has been already undertaken and accomplished, in the light of the aforesaid findings and recommendations of the Fact Finding Committee and Internal Complaints Committee of the IIT as referred to above. There are many factual aspects which have been narrated in these reports, but this Court does not wish to reproduce them to avoid any prejudice to any party at this stage. However, in the opinion of this Court, these documents constitute very critical and important sources of evidence and provide crucial leads for proper investigation of the matter and this Court would expect the investigating agency to examine these aspects highlighted in these reports and make further and more comprehensive investigation so that the truth ultimately comes out.17. In this regard, this Court would like to refer to the guidelines issued by the Ministry of Home Affairs (Women Safety Division), Government of India under Letter/Notification No.F.N.15011/190/2020-SC/ST-W dated 09.10.2020 which was circulated to all the Chief Secretaries/ and Advisers to Administrators relating to the mandatory actions to be taken by police in cases of crime against women. The said letter also refers to the Standard Operating Procedure (SOP) for investigation and prosecution of rape against women prepared by the Bureau of Police Research and Development, Government of India (BPR&D). The said SOP lays down the guidelines in detail starting from the stage of recording of FIR, treatment of victim, investigation, recording of evidence, bail related matters, witness protection, filing of charge within time bound period, rehabilitation of the victim, handling of media, etc.18. This Court will only refer some of the relevant provisions of the said SOP for the purpose of this order. In the SOP at Serial No.7 thereof, it has been clearly mentioned that as far as possible, investigation of crime against women shall be conducted by a woman officer. Whenever necessary, investigation team should be formed, consisting of three to four experienced police personnel of whom one should be designated as the Chief I.O. It has been further provided that there should be, at least, one lady officer in the team. Rape case should usually be investigated by a senior and experienced police officer as far as possible, it being a grave offence. Coming to the investigation, the said SOP also lays down various instructions as to the recording of evidence not only of the victim but also of witnesses and if necessary, under Section 164Cr.PC. It has also been mentioned about proper collection of electronic evidence. 19. From the records, it appears that there was mobile communication amongst the accused, as well as with the victim. Therefore, this Court would expect the Investigating Agency to collect all the electronic/digital data as may be available in the mobile phones or any other electronic devices which might have been used or where such evidence might have been recorded/stored and or subsequently deleted. If necessary, such mobiles phones and electronic devices of all the concerned suspects and persons of interest should be seized for proper investigation of the case.20. The SOP at Sl. No. 15 deals with the manner in which the evidences have to be collected and to take the help of scientific teams, particularly in matters relating to lifting of fingerprints etc., taking photographs of the scene of crime etc. This Court expects the investigation to be carried out meticulously in the manner laid down in the SOP.21. It may be also mentioned that giving false information in respect of an offence committed is punishable offence under 203 IPC. Further, destruction of document or electronic record to prevent its production as evidence is also a punishable offence under Section 204 IPC. Investigating authority shall keep the aforesaid and other provisions of law in mind as regards any attempt to destroy the evidence and take appropriate actions in accordance with law.22. The SOP at Sl. No.23also mentions of completion of investigation within a period of two months as required under Section 173 Cr.P.C.. However, it may be mentioned that the offences invoked in the case includes Sec. 376 IPC as well as Sec. 307IPC and Sec. 328 IPC which are offences if proved, punishable by imprisonment of not less than 10 years in which event, the investigation has to be completed within three months in the light of the proviso (a)(i) to sub-section (2) of Section 167 Cr.P.C.. Though Section 173 Cr.P.C. states that investigation in relation to offence under Section 376 IPC shall be completed within two months from the date the information was recorded by the Officer-in-Charge of the Police Station, in the light of the provisions of Section 167(2) Cr.P.C. referred to above, perhaps the investigation may have to be given time to complete within a period of three months. It has been also mentioned at Serial No.21 of the SOP that bail application should be opposed with relevant grounds by the prosecution and if bail application is presented by the accused, or on behalf of the accused, before the Court, it shall be the duty of the concerned Prosecutor/Investigating officer to inform the victim about such application within an appropriate time in order to give her an opportunity to oppose such application, if she so desires.23. Therefore, this Court would expect that the investigation will be completed within three months as also mentioned in the status report submitted by Mr. Nath, learned Government counsel. The charge-sheet should be filed within three months and if necessary, supplementary charge sheet can be filed later on. It may be noted that, failure to complete the investigation without cogent reasons should be taken seriously by all the authorities concerned including the court as, such unwarranted delay also affords undeserving default bail to an accused against whom there may be substantial material evidences. There should be no scope for any suspicion that the investigation has been slag in timely completion of investigation, causing delay in filing of the charge-sheet, considering the fact that persons alleged to be involved have been already identified.24. This Court, thus, considering the seriousness of the allegations as depicted in the reports submitted by the Fact Finding Committee of the IIT and the Internal Complaints Committee’s (ICC) of the IIT, is of the view that the case needs to be investigated further in a more comprehensive manner, for which this Court, after taking into consideration the view of the Ld. State Counsel in this regard, directs the Respondent authorities to constitute a new Investigating Team consisting of three experienced officers to investigate the case, to be headed by Ms. Mrigakshi Deka, IPS, presently SDPO, Rangia with other two members to be selected by the Superintendent of Police of the District in consultation with Ms. Mrigakshi Deka. This direction to reconstitute the Investigating Team has been prompted by the requirement of the SOP referred above and considering the seriousness of the allegations made and materials on record, so that the investigation can be completed within time and the culprits brought to book at the earliest, without casting aspersions on the investigation already undertaken by the earlier I.O. of the case, the Respondent No. 6. The newly constituted Investigating Team shall review the investigation undertaken so far and tie loose ends in the investigation, if there be any, and continue with the investigation, more particularly, in the light of the findings given by the Fact Finding Committee as well as the Internal Complaints Committee of the IIT, Guwahati which disclose very crucial aspects of the case and complete the investigation at the earliest. The urgency is dictated not only by the requirement of law but also the need to restore the sanctity of the academic institution and purge it of such defilement at the earliest.25. The learned counsel for the petitioner has also raised another disturbing issue stating that the petitioner’s parents have been subjected to threat by the family members of the main accused and others. It has been also alleged that many witnesses have been also threatened. Though this Court, at this stage, does not wish to make any observation as regards the correctness of the same, the fact that such an allegation has been made is sufficient enough for the investigating authority to examine the same.26. It goes without saying that if such threat had been issued as alleged, these are offences which are punishable depending on the nature of threat issued for which the Investigating Authority shall investigate and take all necessary actions in this regard in accordance with law. The investigation authority will take all necessary action to prevent any of the witnesses or relatives of the victim being threatened by anyone for which necessary proceedings shall be initiated against such persons. Further, if there by any need to invoke the provisions of the “Witness Protection Scheme 2018”, approved by the Hon’ble Supreme Court in Mahendra Chawla and Ors. vs Union of India and Ors., (2019) 14 SCC 615, the same may be done.27. It has been also brought to the notice of this Court that as per the status report submitted by Mr. Nath, certain seized articles have been sent for forensic examination to the FSL, Guw

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ahati. This Court, accordingly, directs the FSL, Guwahati, though not impleaded as a party respondent in this petition, to furnish the result/report at the earliest so as to enable the investigation team to complete the investigation within the period of 3 (three) months as mentioned above. There ought not be any delay on the part of the FSL which may lead to failure in filing the charge sheet within three months. This Court expects that the investigation shall be completed within the period of 3 (three) months. A copy of this order may be furnished to Mr. Nath, learned Additional Senior Government Advocate to enable him to communicate to all the concerned authorities including the Head of the FSL, Guwahati.28. It is also directed that the Director General of Police, Assam, the Respondent no.2, shall also ensure that the Letter/Notification No. F.N.15011/190/2020-SC/ST-W dated 09.10.2020 issued by the Ministry of Home Affairs (Women Safety Division), Government of India which was circulated to all the Chief Secretaries/ and Advisers to Administrators relating to the mandatory actions to be taken by police in cases of crime against women, be circulated to all the Police Stations in the State of Assam for compliance of these guidelines read with the relevant statues, as these will hold the field till appropriate rules/regulations/statutes are framed by the State Government in this regard.29. We have also noted the prompt enquiries being conducted by the Fact-Finding Committee and Internal Complaints Committee of the IIT. Even though the IIT authorities are not parties in this proceeding, it is expected that they shall take all the necessary consequential institutional punitive and remedial actions and shall also extend full cooperation to the Investigating Team in connection with the aforesaid investigation. There should be also no scope for misplaced sympathy on the part of any of the authorities. Accordingly, the Registry of this Court is directed to furnish a copy of this order to the Director of the IIT for information and compliance, both by means of usual communication method and electronic/digital means.30. A copy of this order may be also furnished to Ms. Sarma, learned counsel for the petitioner.31. List the matter again on 21.06.2021 for apprising this Court as to the progress/developments in the investigation in terms of the directions issued by this Court today, as this Court proposes to monitor the progress of the investigation of the case till filing of charge-sheet before the competent court.
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