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



NHPC Ltd. v/s M/s. Hindustan Construction Company Ltd.


Company & Directors' Information:- NHPC LIMITED [Active] CIN = L40101HR1975GOI032564

Company & Directors' Information:- HINDUSTAN CONSTRUCTION COMPANY LIMITED [Active] CIN = L45200MH1926PLC001228

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

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

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

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

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

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:- A G L CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45400WB2008PTC126885

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

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

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

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

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

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:- 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 K CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45200BR1998PTC008483

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:- O A CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45203AR2005PTC007930

Company & Directors' Information:- J C CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45203AS1999PTC005975

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

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

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

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

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

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

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

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

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

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

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

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

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

Company & Directors' Information:- A R S S V CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45202UR2020PTC011198

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

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

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

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

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:- R S M CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201DL2005PTC142245

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

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

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:- A C K CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45203PN2002PTC017065

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

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

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

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

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:- 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:- 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:- G B CONSTRUCTION COMPANY PVT LTD [Strike Off] CIN = U74210PB1995PTC016038

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. G. G. CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45400MN2010PTC008256

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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

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:- 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:- 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:- 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:- O S CONSTRUCTION PVT LTD [Strike Off] CIN = U00351JH1990PTC003764

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:- A + E CONSTRUCTION PRIVATE LIMITED [Active] CIN = U74899DL1990PTC042290

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

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

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

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

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

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:- G T K CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45200MH1996PTC096261

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

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

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

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:- I. A. A. CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45204DL2011PTC220447

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:- 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:- 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:- 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:- S A Z CONSTRUCTION COMPANY PRIVATE LIMITED [Strike Off] CIN = U70102DL2014PTC267130

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:- B & U CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45203GJ2013PTC075424

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

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

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:- W & C CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45209PN2006PTC129169

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

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

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

Company & Directors' Information:- HINDUSTAN CORPORATION PRIVATE LIMITED [Dissolved] CIN = U74900KL1901PTC000424

Company & Directors' Information:- HINDUSTAN LTD. [Active] CIN = U99999MH1917PTC000472

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

Company & Directors' Information:- HINDUSTAN CORPORATION LIMITED [Dissolved] CIN = U99999MH1949PLC007790

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

    O.M.P. (COMM). No. 484 of 2020

    Decided On, 04 December 2020

    At, High Court of Delhi

    By, THE HONOURABLE MS. JUSTICE REKHA PALLI

    For the Petitioner: Maninder Acharya, ASG, Viplav Acharya, Krishnesh Bapat, Shikhar Kishore, Gauhar Mirza, Prakhar Deep, Nishant Doshi, Manavendra Gupta, Advocates. For the Respondent: Harish Salve, Senior Advocate, Dayan Krishan, Senior Advocate, Rishi Aggarwala, Advocate.



Judgment Text

(Via Video Conferencing)IA No. 10056/2020(Oral)1. This is an application filed by the respondent seeking release of the awarded amount deposited by the petitioner before this Court, pursuant to the order dated 25.09.2020 directing the same, as a precondition for stay of the award.2. The applicant/respondent is the Award Holder in the arbitral award dated 14.10.2019 passed by a three-member Tribunal in the arbitration conducted between these two parties in relation to disputes arising out of the turnkey execution of the 330 MW hydroelectric power plant project on the Kishanganga River in Bandipora, Jammu & Kashmir (hereinafter referred to as 'the project'). As per the terms of the contract executed between them on 09.03.2009, the project involved construction of three generating units, viz. Units I, II and III carrying power generation capacity of 110 MW each, and 330 MW in total. Considering the remote and politically charged nature of the project location, there were delays in executing the project which caused losses to both the parties and led to disputes between them as to who was to be blamed for these delays. As a result, the respondent invoked arbitration on 31.01.2017 and the award impugned in the captioned petition came to be passed on 14.10.2019. In its award, the learned Tribunal, after holding the petitioner liable for causing delays, has granted the applicant/respondent a total extension of time of 514 days in the project timeline and a total sum of INR 163.55 crores (inclusive of the costs claimed alongwith the pre-award interest @12% p.a.) along with future interest @ 9% p.a. till the date of actual payment, provided no future interest would be payable if the awarded amount was paid within ninety days of the date of the award. It is an admitted case that the awarded amount was not paid to the respondent during the ninety day period and the captioned petition has been filed by the petitioner assailing the findings in this award.3. When this petition was taken up for the first time on 25.09.2020, this Court while issuing notice and directing stay of the award dated 14.10.2019, had directed the petitioner to deposit the awarded amount with this Court by 05.10.2020. At the time, the petitioner had sought time till 24.10.2020 to effectuate the deposit, which request was not accepted by this Court on the ground that almost ten months had passed since the date of passing of the award. The quantum and time period contained in the direction for deposit was assailed by the petitioner before the Supreme Court by way of SLP(C)No.11777/2020 which was listed for 06.10.2020, which implied that the direction for deposit remained in suspension till then. However, the SLP soon came to be dismissed by the Supreme Court by granting the petitioner time till 25.10.2020 to make the deposit as directed. When all these Court-ordered extensions of time to make the deposit of the awarded amount came to an end, the petitioner duly deposited the amount before this Court. Soon thereafter, the respondent/Award Holder moved the present application seeking release of the amount deposited before this Court. The petitioner was granted time to respond to this application and has already filed its reply opposing release of the deposited amount in favour of the respondent.4. In support of the application, Mr. Harish Salve, learned senior Counsel for the respondent has made the following submissions:(i) Once the learned Tribunal, after due appreciation of the evidence on record and the prevailing legal position, categorically concluded in its award that certain amounts are due and payable to the respondent, then the petitioner's mere act of assailing the award before this Court by way of the captioned petition ought not be a valid ground to deprive the respondent of the amounts rightfully due to it. In any event, there are two primary reasons which show that this petition itself deserves to be rejected at the very outset. The first and the foremost being that the petition is not maintainable as none of the grounds raised therein fall within the ambit of scope of interference set out under Section 34 of the Arbitration & Conciliation Act, 1996 ('Act' for short). All the grounds set out, particularly grounds (A), (L), (M), (N), (MM), (ZZ) (AAA) and (NNN) in the petition, show that the petitioner is deliberately attempting to raise issues which are factual in nature and, therefore, fall outside the purview of Section 34 of the Act, especially after the amendment in 2015. Even on facts, it is clear that the balance of convenience lies in favour of the respondent, especially since it is admittedly a company which has executed infrastructure development projects for over 90 years and even as on date, is engaged in executing 45 projects of like nature. Considering the fact that the respondent, as on date, is finding it hard to meet its obligation to pay the salaries of its 5000 employees on account of the global pandemic and its pre-existing financial troubles, it is of utmost importance that this Court direct the deposited monies to be released to the respondent without being asked to furnish any security in exchange thereof. Even otherwise, the respondent is a private contractor which has been continuously carrying out the project work on the basis of various extensions of time granted by the petitioner in respect of work arising out of the very same contract which formed the subject matter of the impugned award. It is not only the respondent's will to continue carrying out the project work, even the actions of the petitioner signify its will to have the respondent do so. Ultimately, the petitioner's actions ended up delaying the project, which precipitated the respondent's financial troubles since it had invested enormous sums in it - all of which formed the basis of the findings given by the learned Tribunal in the impugned award. Delaying payment of the awarded amounts would lead to aggravating the very fire which the award sought to douse, which was to prevent any further delay and facilitate smooth continuation in executing the project work. Furthermore, the respondent's equipment is still lying at the project site which is an indicator of its commitment to completing the project. In fact, owing to the efforts put in by the respondent over the years, the project is operational as on date and has generated electricity for the inhabitants of remote regions in the union territory of Jammu & Kashmir. Therefore, this is a fit case wherein the amount deposited by the petitioner ought to be released in favour of the respondent, without the requirement of directing the respondent to furnish any security.(ii) The petitioner's case that the awarded amount deposited with the Court under Section 34 proceedings can only be released in favour of the applicant/respondent if it furnishes adequate security is based on a plain misreading of the provisions of the Act. Per contra, the statute and specifically Section 36(3) thereof makes it clear that it is only for this Court to ascertain the conditions for stay of the award. Moreover, any comparison drawn by the petitioner between a petition of this kind and appellate proceedings against a money decree is wholly misplaced, especially in the light of the fact that any appeal preferred against a money decree is subject to very different parameters since the scope of interference of a Court of first appeal is much wider than the scope of interference of a Court dealing with a petition under Section 34 of the Act.5. On the other hand, Ms.Acharya, learned senior Counsel for the petitioner vehemently opposes the application for release and has contended that the award amount deposited by the petitioner before this Court in accordance with its orders and merely as a precondition for stay, cannot be treated by the respondent/the successful claimant before the learned Tribunal, as its own money. In furtherance of this submission, she places reliance on Order 41 Rule 5 of the Code of Civil Procedure, 1908 as also Section 36(3) of the Act to contend that the latter makes it evident that an arbitral award is akin to a money decree. Therefore, the same parameters ought to be applied while directing release of the award amount deposited with a Court, as in the case of money decrees. Thus, if this Court were to direct the release of the deposited award amount, it ought to be subject to furnishing of security by the respondent. In support of her contention, Ms.Acharya places reliance on the decisions in M/s. Dewan Chand v. UOI & Anr., 2015 SCC Online Del 9060; PSL Ramanathan Chettiar & Ors. v. ORMPRM Ramanathan Chettiar, AIR 1968 SC 1047; South Delhi Municipal Corp. v. M/s. Radhey Shyam, 2014 SCC Online Del 4345; Indian Oil Corp. Ltd. v. FEPL Engineering(P) Ltd. & Anr., OMP (Comm) 144/2019 order dated 30.7.2020] and NTPC v. Ritwik Project Pvt. Ltd., [OMP(COMM)503/2020 order dated 14.10.2020], all in order to contend that the deposit of the awarded amount by the party challenging the award for obtaining a stay thereon, is not akin to paying the money to the opposite party. She, therefore, submits that this Court ought to keep this principal in account and not permit any release in favour of the respondent without any guarantee. Moreover, she has drawn the attention of this Court to its recent decision dated 28.07.2020 dismissing OMP(I) 150 of 2020, which was a Section 9 petition preferred by the respondent seeking certain interim reliefs with respect to the bank guarantees it had furnished to the petitioner. It is her contention that if the Court did not find any merit in the contentions of the respondent at that time but instead took the view that the respondent had not been carrying out work at the requisite pace, then that on its own sufficiently bolsters the case of the petitioner in its Section 34 petition. She finally submits that in the light of the respondent's own claims of financial troubles and the fact that the petitioner is a public sector undertaking, it is all the more necessary to protect the petitioner's interest by dismissing this application and rejecting the respondent's prayer to be allowed to forego the requirement of furnishing sufficient security while seeking release of the amounts accruing to it under an award which is yet to withstand the scrutiny of appellate proceedings.6. I have considered the submissions of the learned senior Counsel for the parties and perused the record with their assistance.7. At the outset it may be appropriate to note that the petitioner/non-applicant has not denied that the respondent has been carrying out work at the project site in Kashmir in terms of the agreement between the parties and that it has gathered manpower and equipment at the project site which continues to be there till date. It is also not denied that the petitioner has indeed granted repeated extensions of time to the respondent for carrying out this work. Further, it is an admitted position that the project is operational as on date, in that it has been generating electricity for the use of its intended beneficiaries, i.e., the inhabitants of some of the remote regions in the union territory of Jammu & Kashmir.8. It is against this backdrop that the respondent's request for release of the amount deposited by the petitioner as a precondition for stay of the award in these proceedings, has to be considered. Although the petitioner's challenge to the arbitral award is still to be considered by this Court on merits, it prima facie emerges from a perusal of the grounds in the petition that the petitioner is indeed trying to assail findings mainly based on appreciation of facts. The question whether these findings actually invite interference of this Court under Section 34 of the Act can be decided once and for all only after the pleadings are complete. However, at the same time, it is a settled position of law that a Court exercising its jurisdiction under Section 34 of the Act does not sit in appeal over the award passed by an arbitrator, which is considered final and binding in normal course. This has to be read in conjunction with the fact that Ms. Acharya, while making her detailed submissions, has not been able to seriously dispute that most of the grounds assail factual findings. Therefore, in my view, at this stage, the award cannot be presumed to be in contravention of the public policy of India or suffering from a patent illegality as spelt out in Section 34 of the Act, or any other illegalities which would render the award per se illegal or liable to be set aside.9. Ms. Acharya has also contended that as per Section 36(3) of the Act, a Court which is examining an award even under the limited scope of Section 34 of the Act ought to apply the same parameters which are applicable with respect to the stay of an ordinary money decree under the Code of Civil Procedure, 1908 and the release of the deposit made as a precondition for such stay. As per her, this would imply that no order for release of the deposited amount can be passed by this Court without requiring the applicant to furnish the requisite security in exchange for the same. On a careful consideration of this contention, I find myself unable to agree with her on this aspect for two reasons. Firstly, the two statutes which are sought to be compared, viz. the Code of Civil Procedure, 1908 and the Arbitration and Conciliation Act, 1996 contain certain provisions which, in practice, can be equated on certain basic principles, but at the same time they are vastly different since the Act is a substantive and procedural statute on the subject of arbitration and the scope of interference under Section 34 thereof is a lot narrower. Secondly, the language of the provision sought to be relied on, i.e., Section 36(3) of the Act, does not make it binding for the Court to follow the precepts governing the stay of a money decree, but only lays down a guiding principle that the Court ought to pay due regard to it. In any event, Section 36(3) of the Act only deals with the power of the Court to grant a stay on an award directing money payment and does not deal with the parameters for releasing the deposited amount in favour of the Award Holder. For this purpose, it may be useful to extract the bare text of Section 36(3) of the Act which reads as under:“Section 36: Enforcementxxx xxx xxx(3) Upon filing of an application under Sub-section (2) for stay of the operation of the arbitral award, the Court may, subject to such conditions as it may deem fit, grant stay of the operation of such award for reasons to be recorded in writing:Provided that the Court shall, while considering the application for grant of stay in the case of an arbitral award for payment of money, have due regard to the provisions for grant of stay of a money decree under the provisions of the Code of Civil Procedure, 1908.”10. It is therefore evident that the parameters governing the release of an amount which has been deposited before a Court as a precondition for stay of a money decree under the CPC need not be strictly followed by this Court in all preconditional deposits for stay made in petitions arising out of arbitration. Thus, the power of this Court to stay an award and release the amounts obtained as a precondition for such a stay as also its power to decide the conditions thereof, still retains a discretionary characteristic which can be exercised by this Court in a judicious manner which, in its opinion, fits the facts and circumstances of the case.11. On this aspect, the petitioner has placed reliance on four judgments to oppose release of the deposited amounts in favour of the applicant today which have been carefully considered by this Court. I find that the decision in Dewan Chand (supra) is not applicable here since the claim raised in that case was for an amount which did not form a part of the award which was under challenge, but was rather for certain bank charges which the executing Court had held it entitled to. The decision in PSLR Chettiar (supra) is also not applicable to this case since this Court is not sitting in appellate jurisdiction over a money decree, rather it is dealing with an award and, as discussed hereinabove, the parameters of conditional deposit in the case of a money decree and arbitration need not necessarily be the same. I have also considered the decisions in South Delhi Municipal Corporation (supra) and Indian Oil Corp. Ltd. (supra) and find them inapplicable as well. In fact, all these decisions have a common thread running through them wherein the concerned Courts have directed release of the preconditional amounts deposited before the Court subject to furnishing of requisite security, but neither are these decisions applicable to the facts of the present case nor do they have a binding effect of the kind which defeats the discretionary powers vested in this Court under the Act to make appropriate directions in the facts of each case.12. On facts, apart from the admitted positions noted hereinabove, the petitioner has sought to remind this Court of its decision in the Section 9 petition which had been filed by the respondent. However, I am of the opinion that while raising this contention, the petitioner has failed to pay heed to the observations of this Court towards the end of that very decision, the relevant extracts whereof read as follows:“Before I conclude, even though I have not been persuaded by the arguments made against invocation of the bank guarantees, I am constrained to note my dismay at the gridlock prevailing between the parties in the present case and its likely impact on the completion of the project. On the one hand, the respondent/NHPC wants the petitioner to continue with the project, but it does not want to extend any further financial assistance or leniency at the same time. On the other hand, the petitioner believes that it is owed certain amounts from the respondent and, on account of its financial constraints, has raised a demand for these amounts and has also opposed encashment of the bank guarantees as it would deepen its financial woes. Although it is not for this Court to decide these issues, which are arbitrable at the instance of either party, it cannot be ignored that a lot of the public exchequer has been utilised in this project through the Respondent. Permitting this gridlock to continue and aggravating it by encashing the bank guarantees would only delay completion of the project at a time when the nation is already reeling from the lethal outbreak of COVID-19. Irrespective of the disputes between the parties, greater regard ought to be given to the fact that ultimately it is the general public which would benefit from this project and, therefore, an endeavor should be made to provide them this benefit at the earliest.”13. Thus, the fact remains that even while deciding against the respondent in its Section 9 petition, for reasons which were strictly based on the peculiar facts thereof and the prevailing position of law relating to bank guarantees, this Court had noted that the respondent's exacerbating financial troubles could not simply be brushed aside and had to be considered in the light of the fact that it had completed significant portions of the project by then and had invested enormous sums in doing so. Being mindful of this, the Court had urged the parties to proceed in a manner which balances the respondent's precarious financial position with the larger national interest which lay in ensuring completion of the project. Thus, even at that time, the Court had observed that it was crucial for the respondent to have sufficient funds to ensure that it can finish the project. All of these considerations have to be seen in the light of the fact that the entire world is reeling under the devastating and compounding financial consequences of the COVID-19 global pandemic. Therefore, when it has been clear all along that (i) the respondent does not have adequate funds to sustain work at the project site, (ii) any further shortage of funds is likely to hamper the progress of the remaining work in a timely and efficient manner and that (iii) the respondent holds an award in its favour which is yet to be tested within the limited scope of interference under Section 34 of the Act, I find merit in the grounds raised and relief sought in this application.14. In arriving upon this conclusion, due regard has been paid to the fact that the respondent is admittedly a company of repute in the infrastructure development sector, with over 90 years of experience in carrying out work of this kind. It is also presently engaged in executing 45 projects which are similar to the project in this case, and by necessary implication also require equally enormous investments in carrying out the work effectively. Ultimately, the primary consideration of the Court is to ensure that the project work continues and is completed soon. To that end, it appears important to accommodate the company engaged in this endeavour which is presently finding it difficult to sustain its employees. To let this situation aggravate any further would mean to indirectly cost us a project of great national significa

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nce since it is serving the important function of providing electricity to a remote and sensitive areas of the nation. I am therefore, of the view that it will be in the interest of justice to release the amount deposited by the petitioner before this Court, in favour of the respondent, without requiring the respondent to furnish any security.15. At the same time, the petitioner's apprehension that the recovery of any amount released to the respondent at this stage may become impossible owing to the respondent's precarious condition, is justified. Therefore, for this reason, it is deemed appropriate to direct the release to be subject to an affidavit ? filed by the respondent undertaking to restitute the released amount with interest @ 7 % per annum in case the captioned petition were to succeed. The respondent is directed to file the affidavit within three days from today.16. In these circumstances, the application is allowed.17. At this stage, learned senior Counsel for the applicant submits that on account of the restricted functioning of this Court's registry and the possible health risks associated with a physical visit to collect the amount as directed to be released hereinabove, this Court may consider directing the Registry to release the amount directly in its bank account. The respondent's apprehensions cannot be said to be unfounded and, therefore, the prayer for digitally remitting the amount to the respondent's account deserves to be accepted.18. It is, accordingly, directed that upon receiving the affidavit of undertaking from the respondent, the Registry shall release the awarded amount, as deposited by the petitioner along with interest accrued thereon, in favour of the respondent by digitally remitting the same in the bank account of the respondent bearing the following particulars:Account Details: Hindustan Construction Co. Ltd.Bank ICICI Bank Ltd.Address CIBD Mumbai BranchAccount No. 039305005472RTGS/IFS Code ICIC000039319. It is made clear that the direction for release of the deposited amount in favour of the applicant/respondent shall be subject to the final outcome of the captioned Section 34 petition and is being passed in the peculiar facts and circumstances of this case.20. The application is disposed of in the aforesaid terms. O.M.P(COMM) 484/202021. At request, list on 15.04.2021.Application allowed.
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