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



New Negendra Lorry Transport v/s M/s. Telangana Foods a Government of Telangana Enterprises & Another


Company & Directors' Information:- TO THE NEW PRIVATE LIMITED [Active] CIN = U72900DL2006PTC235208

Company & Directors' Information:- U FOODS (INDIA) PRIVATE LIMITED [Active] CIN = U15122HR2014PTC052466

Company & Directors' Information:- A C E ENTERPRISES LIMITED. [Strike Off] CIN = U99999DL1978PLC008942

Company & Directors' Information:- TRANSPORT CORPORATION OF INDIA LIMITED [Active] CIN = L70109TG1995PLC019116

Company & Directors' Information:- S D T ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U51909DL1996PTC077837

Company & Directors' Information:- P V R ENTERPRISES PRIVATE LIMITED [Active] CIN = U51909TG2008PTC060707

Company & Directors' Information:- TELANGANA FOODS PRIVATE LIMITED [Active] CIN = U15200TG2014PTC096737

Company & Directors' Information:- G E ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U74899DL1990PTC038443

Company & Directors' Information:- V N ENTERPRISES LTD [Active] CIN = U70109WB1970PLC027719

Company & Directors' Information:- L. C. FOODS LIMITED [Active] CIN = U15311UP2003PLC027779

Company & Directors' Information:- A-I ENTERPRISES PRIVATE LIMITED [Active] CIN = U18101TN2000PTC060136

Company & Directors' Information:- A S TRANSPORT PRIVATE LIMITED [Active] CIN = U60222TN1981PTC008886

Company & Directors' Information:- R V J ENTERPRISES PRIVATE LIMITED [Active] CIN = U45206TG2006PTC050234

Company & Directors' Information:- G R M FOODS PRIVATE LIMITED [Active] CIN = U51909DL2013PTC258760

Company & Directors' Information:- K U ENTERPRISES PRIVATE LIMITED [Active] CIN = U70109MH2001PTC131631

Company & Directors' Information:- A R K ENTERPRISES PRIVATE LIMITED [Active] CIN = U55101TZ1994PTC004792

Company & Directors' Information:- P & Y ENTERPRISES PRIVATE LIMITED [Active] CIN = U61200MH2013PTC244329

Company & Directors' Information:- M S FOODS PRIVATE LIMITED [Active] CIN = U15311PB1998PTC021352

Company & Directors' Information:- B K B TRANSPORT PRIVATE LIMITED [Active] CIN = U50300JH1990PTC004226

Company & Directors' Information:- L V P FOODS PRIVATE LIMITED [Active] CIN = U45200DL2006PTC156229

Company & Directors' Information:- B M G ENTERPRISES LTD [Active] CIN = U51909DL1978PLC009050

Company & Directors' Information:- R D ENTERPRISES PRIVATE LIMITED [Active] CIN = U10101JH1990PTC003941

Company & Directors' Information:- R A V ENTERPRISES PRIVATE LIMITED [Active] CIN = U45201JH1993PTC005351

Company & Directors' Information:- A F ENTERPRISES LIMITED [Active] CIN = L18100DL1983PLC016354

Company & Directors' Information:- A F ENTERPRISES LIMITED [Active] CIN = L65993DL1983PLC016354

Company & Directors' Information:- G V ENTERPRISES PRIVATE LIMITED [Active] CIN = U27202UP2002PTC026893

Company & Directors' Information:- N S P ENTERPRISES [Active] CIN = U85100UP2007NPL033684

Company & Directors' Information:- E K FOODS PRIVATE LIMITED [Active] CIN = U15400KL2010PTC026631

Company & Directors' Information:- N S P ENTERPRISES PRIVATE LIMITED [Active] CIN = U85100UP2007PTC033684

Company & Directors' Information:- H C S FOODS LIMITED [Active] CIN = U15143PB1994PLC014898

Company & Directors' Information:- P C ENTERPRISES PVT LTD [Active] CIN = U70109WB1992PTC056760

Company & Directors' Information:- R S S ENTERPRISES PRIVATE LIMITED [Active] CIN = U27209WB1997PTC085654

Company & Directors' Information:- A P ENTERPRISES PRIVATE LIMITED [Active] CIN = U22012CH1993PTC012939

Company & Directors' Information:- G A ENTERPRISES PRIVATE LIMITED [Active] CIN = U55101DL2000PTC105555

Company & Directors' Information:- J V S ENTERPRISES PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U51909DL2002PTC115241

Company & Directors' Information:- P AND G ENTERPRISES PRIVATE LIMITED [Active] CIN = U74899DL1989PTC037428

Company & Directors' Information:- M Y TRANSPORT COMPANY PRIVATE LIMITED [Active] CIN = U63090UP2002PTC026917

Company & Directors' Information:- J C ENTERPRISES LTD [Active] CIN = U27107ML1996PLC004766

Company & Directors' Information:- R AND A FOODS PRIVATE LIMITED [Active] CIN = U85199MH2002PTC135701

Company & Directors' Information:- R S M ENTERPRISES PRIVATE LIMITED [Active] CIN = U51909MH2005PTC157034

Company & Directors' Information:- R P G ENTERPRISES LIMITED [Active] CIN = U74140MH1988PLC046122

Company & Directors' Information:- J V S FOODS PRIVATE LIMITED [Active] CIN = U63023RJ1995PTC010336

Company & Directors' Information:- A S P ENTERPRISES PRIVATE LIMITED [Active] CIN = U65900MH1996PTC102048

Company & Directors' Information:- D R FOODS LIMITED [Active] CIN = U15311HR1989PLC030548

Company & Directors' Information:- A N V FOODS PRIVATE LIMITED [Active] CIN = U15132PB2003PTC025702

Company & Directors' Information:- M L J FOODS PRIVATE LIMITED [Strike Off] CIN = U01122RJ1999PTC015684

Company & Directors' Information:- D S S I FOODS PRIVATE LIMITED [Active] CIN = U15492DL2004PTC130556

Company & Directors' Information:- C L ENTERPRISES PVT LTD [Active] CIN = U15339WB1990PTC049990

Company & Directors' Information:- N R M ENTERPRISES PRIVATE LIMITED [Active] CIN = U51909DL2013PTC249483

Company & Directors' Information:- K S ENTERPRISES PRIVATE LIMITED [Active] CIN = U74899DL1989PTC037374

Company & Directors' Information:- M J ENTERPRISES PRIVATE LIMITED [Amalgamated] CIN = U22213DL1986PTC217167

Company & Directors' Information:- P S ENTERPRISES PVT LTD [Active] CIN = U51109WB1990PTC050083

Company & Directors' Information:- V V S ENTERPRISES PRIVATE LIMITED [Active] CIN = U52339DL2009PTC188202

Company & Directors' Information:- L. R. D FOODS PRIVATE LIMITED [Active] CIN = U51220DL2008PTC184112

Company & Directors' Information:- J K G ENTERPRISES PRIVATE LIMITED [Active] CIN = U51909DL2005PTC140641

Company & Directors' Information:- P. B. S. FOODS PRIVATE LIMITED [Active] CIN = U15118HR2005PTC035835

Company & Directors' Information:- M L R FOODS PRIVATE LIMITED [Active] CIN = U74999DL2004PTC130831

Company & Directors' Information:- M V J FOODS INDIA PRIVATE LIMITED [Active] CIN = U15499KL1989PTC005512

Company & Directors' Information:- D P R FOODS PRIVATE LIMITED [Active] CIN = U74899DL2004PTC125332

Company & Directors' Information:- V K TRANSPORT PRIVATE LIMITED [Active] CIN = U22219GJ1997PTC032421

Company & Directors' Information:- G L FOODS PRIVATE LIMITED [Active] CIN = U15312UP2008PTC034835

Company & Directors' Information:- G A FOODS(INDIA) PRIVATE LIMITED [Active] CIN = U01134MH2002PTC135834

Company & Directors' Information:- R A ENTERPRISES PRIVATE LIMITED [Active] CIN = U74899DL1995PTC071831

Company & Directors' Information:- B H ENTERPRISES PRIVATE LIMITED [Active] CIN = U24100AS2000PTC006201

Company & Directors' Information:- B H ENTERPRISES PRIVATE LIMITED [Active] CIN = U24211AS2000PTC006201

Company & Directors' Information:- S S ENTERPRISES PRIVATE LIMITED [Active] CIN = U70103DL1996PTC082981

Company & Directors' Information:- N C P ENTERPRISES LIMITED [Dissolved] CIN = U51909GJ1980PLC004053

Company & Directors' Information:- K P S ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U17115TZ2003PTC010631

Company & Directors' Information:- N H B ENTERPRISES PRIVATE LIMITED [Active] CIN = U51496MH1994PTC081566

Company & Directors' Information:- S R K ENTERPRISES PRIVATE LIMITED [Active] CIN = U67190TN1995PTC032355

Company & Directors' Information:- A .R. S. ENTERPRISES PRIVATE LIMITED [Active] CIN = U51909DL2004PTC131293

Company & Directors' Information:- H M ENTERPRISES LIMITED [Active] CIN = U74899DL1995PLC064371

Company & Directors' Information:- N P FOODS LIMITED [Under Liquidation] CIN = U15412KA1980PLC003754

Company & Directors' Information:- A A B ENTERPRISES PRIVATE LIMITED. [Amalgamated] CIN = U93091HR2006PTC052408

Company & Directors' Information:- A M C ENTERPRISES PRIVATE LIMITED [Active] CIN = U51909DL2005PTC142996

Company & Directors' Information:- G S TRANSPORT PVT LTD [Active] CIN = U63090WB1989PTC047780

Company & Directors' Information:- R C ENTERPRISES PRIVATE LIMITED [Under Liquidation] CIN = U51909DL2009PTC192906

Company & Directors' Information:- G B TRANSPORT (INDIA) PVT LTD [Active] CIN = U63090WB1979PTC032170

Company & Directors' Information:- D P FOODS PRIVATE LIMITED [Active] CIN = U15496UP1997PTC022804

Company & Directors' Information:- J V ENTERPRISES PRIVATE LIMITED [Active] CIN = U70100TG2004PTC044824

Company & Directors' Information:- G J FOODS PRIVATE LIMITED [Strike Off] CIN = U74899DL1997PTC087850

Company & Directors' Information:- V. R. N. ENTERPRISES PRIVATE LIMITED [Active] CIN = U17111KA2004PTC033705

Company & Directors' Information:- J D ENTERPRISES PVT LTD [Active] CIN = U70200WB1991PTC053918

Company & Directors' Information:- H B ENTERPRISES PRIVATE LIMITED [Active] CIN = U51909PB1983PTC005688

Company & Directors' Information:- S R N ENTERPRISES PRIVATE LIMITED [Active] CIN = U51225WB1999PTC089730

Company & Directors' Information:- I. D. ENTERPRISES PRIVATE LIMITED [Active] CIN = U51909AS2009PTC008949

Company & Directors' Information:- V I C ENTERPRISES PRIVATE LTD. [Active] CIN = U74899DL1979PTC021613

Company & Directors' Information:- V I C ENTERPRISES PRIVATE LTD. [Active] CIN = U65100DL1979PTC021613

Company & Directors' Information:- A. R. E. ENTERPRISES PRIVATE LIMITED [Active] CIN = U31903MH2014PTC252733

Company & Directors' Information:- V A TRANSPORT PRIVATE LIMITED [Active] CIN = U45202WB1996PTC081673

Company & Directors' Information:- R A FOODS PRIVATE LIMITED [Strike Off] CIN = U52209TN2012PTC084881

Company & Directors' Information:- P & N FOODS PRIVATE LIMITED [Not available for efiling] CIN = U15400KA1984PTC005803

Company & Directors' Information:- A N ENTERPRISES PRIVATE LIMITED [Active] CIN = U74899DL1982PTC013084

Company & Directors' Information:- S C P FOODS PRIVATE LIMITED [Active] CIN = U15319WB2005PTC102405

Company & Directors' Information:- S. U. ENTERPRISES PRIVATE LIMITED [Active] CIN = U92419MH1998PTC117411

Company & Directors' Information:- K S P FOODS PRIVATE LIMITED [Active] CIN = U74899DL2000PTC108818

Company & Directors' Information:- K. M. M. FOODS PRIVATE LIMITED [Active] CIN = U15410GJ2007PTC050576

Company & Directors' Information:- N S V ENTERPRISES PVT LTD [Amalgamated] CIN = U01122WB1994PTC062962

Company & Directors' Information:- A S K N ENTERPRISES PRIVATE LIMITED [Active] CIN = U05520TZ1996PTC007203

Company & Directors' Information:- R C FOODS INDIA PRIVATE LIMITED [Active] CIN = U01112MH2009PTC195211

Company & Directors' Information:- D M FOODS PRIVATE LIMITED [Active] CIN = U15432DL1997PTC090654

Company & Directors' Information:- A S N ENTERPRISES PRIVATE LIMITED [Active] CIN = U51410DL1998PTC097696

Company & Directors' Information:- M-I ENTERPRISES (INDIA) PRIVATE LIMITED [Active] CIN = U00000DL2001PTC110151

Company & Directors' Information:- A-I ENTERPRISES PRIVATE LIMITED [Active] CIN = U17121TN2000PTC061004

Company & Directors' Information:- E F Y ENTERPRISES PRIVATE LIMITED [Active] CIN = U74899DL1979PTC009763

Company & Directors' Information:- J M ENTERPRISES PRIVATE LIMITED [Active] CIN = U51101RJ1992PTC006479

Company & Directors' Information:- N V ENTERPRISES PVT LTD [Active] CIN = U27106PB1991PTC011233

Company & Directors' Information:- L R FOODS PRIVATE LIMITED [Active] CIN = U15412DL1997PTC090433

Company & Directors' Information:- R. J. S. ENTERPRISES PRIVATE LIMITED [Active] CIN = U51109OR2009PTC010884

Company & Directors' Information:- B P R ENTERPRISES PRIVATE LIMITED [Active] CIN = U01222TG1999PTC031011

Company & Directors' Information:- D R A FOODS PRIVATE LIMITED [Active] CIN = U15201DL1998PTC092895

Company & Directors' Information:- S A ENTERPRISES PRIVATE LIMITED [Active] CIN = U01135UP1993PTC015379

Company & Directors' Information:- S K FOODS PRIVATE LIMITED [Strike Off] CIN = U74999DL2015PTC277837

Company & Directors' Information:- K L M FOODS PRIVATE LIMITED [Active] CIN = U15339DL2004PTC123823

Company & Directors' Information:- C & C ENTERPRISES PRIVATE LIMITED [Active] CIN = U31909TG1992PTC014513

Company & Directors' Information:- I & S ENTERPRISES PRIVATE LIMITED [Active] CIN = U52324WB2001PTC093497

Company & Directors' Information:- J B M ENTERPRISES LIMITED [Active] CIN = U45202MH1997PLC250208

Company & Directors' Information:- A K R FOODS PRIVATE LIMITED [Amalgamated] CIN = U15135TZ1999PTC009061

Company & Directors' Information:- G R A ENTERPRISES PRIVATE LIMITED [Active] CIN = U72300DL2007PTC168866

Company & Directors' Information:- H R T TRANSPORT COMPANY PRIVATE LIMITED [Strike Off] CIN = U63031DL1999PTC102593

Company & Directors' Information:- S D ENTERPRISES LIMITED [Strike Off] CIN = U15311AS1988PLC002871

Company & Directors' Information:- A G M ENTERPRISES PRIVATE LIMITED [Active] CIN = U36101DL2010PTC208665

Company & Directors' Information:- K K ENTERPRISES PVT LTD [Strike Off] CIN = U51909GJ1985PTC008150

Company & Directors' Information:- G M TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U60100MH1994PTC076183

Company & Directors' Information:- D E ENTERPRISES PVT LTD [Strike Off] CIN = U18101DL1980PTC010963

Company & Directors' Information:- G L TRANSPORT PRIVATE LIMITED [Active] CIN = U60200CH2010PTC032269

Company & Directors' Information:- A K M ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U27104TN1987PTC013970

Company & Directors' Information:- S. V. J. ENTERPRISES PRIVATE LIMITED [Active] CIN = U15400MH2009PTC196514

Company & Directors' Information:- J A ENTERPRISES PRIVATE LIMITED [Active] CIN = U05110KA1991PTC043832

Company & Directors' Information:- A R S ENTERPRISES PRIVATE LIMITED [Active] CIN = U15133UP1997PTC022103

Company & Directors' Information:- V T FOODS PRIVATE LIMITED [Active] CIN = U15134GJ2003PTC042638

Company & Directors' Information:- L R ENTERPRISES PRIVATE LIMITED [Active] CIN = U33110MH1997PTC109338

Company & Directors' Information:- A K ENTERPRISES PRIVATE LIMITED [Active] CIN = U45400WB2013PTC198036

Company & Directors' Information:- M K R FOODS PRIVATE LIMITED [Active] CIN = U55100MH2005PTC154030

Company & Directors' Information:- R AND P TRANSPORT CO. PVT LTD [Active] CIN = U60231OR2006PTC027280

Company & Directors' Information:- R AND P TRANSPORT CO. PVT LTD [Active] CIN = U60231DL2006PTC149707

Company & Directors' Information:- V. N. TRANSPORT PRIVATE LIMITED [Active] CIN = U63090DL2004PTC125632

Company & Directors' Information:- S M B ENTERPRISES PRIVATE LIMITED [Active] CIN = U51391MH2002PTC134698

Company & Directors' Information:- C R FOODS (INDIA) PVT LTD [Active] CIN = U74899DL1987PTC029749

Company & Directors' Information:- V M I ENTERPRISES PRIVATE LIMITED [Active] CIN = U45203UP1988PTC009310

Company & Directors' Information:- A I S ENTERPRISES LIMITED [Active] CIN = U51900GJ2011PLC066096

Company & Directors' Information:- V M ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U45201DL1996PTC079815

Company & Directors' Information:- T. M. ENTERPRISES PRIVATE LIMITED [Active] CIN = U22219MH1995PTC094697

Company & Directors' Information:- T R ENTERPRISES PVT LTD [Active] CIN = U93000TG1967PTC001167

Company & Directors' Information:- B L K ENTERPRISES PRIVATE LIMITED [Active] CIN = U51909DL2005PTC140921

Company & Directors' Information:- M R ENTERPRISES PRIVATE LIMITED [Active] CIN = U74120DL2007PTC161331

Company & Directors' Information:- G. S. ENTERPRISES PRIVATE LIMITED [Active] CIN = U51101RJ1994PTC009059

Company & Directors' Information:- R S ENTERPRISES PVT LTD [Active] CIN = U15319AS1993PTC003860

Company & Directors' Information:- A J ENTERPRISES LTD [Active] CIN = U01132WB1984PLC037219

Company & Directors' Information:- H R ENTERPRISES PRIVATE LIMITED [Active] CIN = U74899DL1990PTC042553

Company & Directors' Information:- G. L. K. ENTERPRISES PRIVATE LIMITED [Active] CIN = U85194UP2007PTC032707

Company & Directors' Information:- A & A FOODS PRIVATE LIMITED [Converted to LLP] CIN = U24231TN1992PTC022027

Company & Directors' Information:- J. H. ENTERPRISES (INDIA) PRIVATE LIMITED [Active] CIN = U74140WB2009PTC132784

Company & Directors' Information:- B. A. ENTERPRISES PVT LTD [Active] CIN = U17121WB1995PTC072864

Company & Directors' Information:- K C ENTERPRISES PVT LTD [Active] CIN = U55101AS1993PTC003903

Company & Directors' Information:- S P ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U45201UP1993PTC015350

Company & Directors' Information:- R K ENTERPRISES PVT LTD [Active] CIN = U51909CH1984PTC005941

Company & Directors' Information:- D F I FOODS PRIVATE LIMITED [Strike Off] CIN = U51311MP2000PTC013984

Company & Directors' Information:- V. A. R. ENTERPRISES PRIVATE LIMITED [Active] CIN = U74900UP2010PTC039541

Company & Directors' Information:- V K ENTERPRISES PVT LTD [Strike Off] CIN = U92490HP1983PTC005415

Company & Directors' Information:- G P ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U74210PB1998PTC021819

Company & Directors' Information:- R K ENTERPRISES PVT LTD [Active] CIN = U51901HR1985PTC020754

Company & Directors' Information:- S N ENTERPRISES PVT LTD [Under Liquidation] CIN = U51109WB1985PTC038885

Company & Directors' Information:- U N FOODS PRIVATE LIMITED [Strike Off] CIN = U15139RJ2008PTC026953

Company & Directors' Information:- G R FOODS PRIVATE LIMITED [Active] CIN = U55100MH2005PTC157356

Company & Directors' Information:- C AND M TRANSPORT P LTD [Active] CIN = U60300MH1994PTC078458

Company & Directors' Information:- M. V. ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U74140UP1996PTC019432

Company & Directors' Information:- A J ENTERPRISES PVT LTD [Active] CIN = U51109WB1994PTC065179

Company & Directors' Information:- N R S FOODS PRIVATE LIMITED [Active] CIN = U15316RJ2001PTC017167

Company & Directors' Information:- P P ENTERPRISES PVT LTD [Active] CIN = U51101RJ1984PTC002943

Company & Directors' Information:- V R ENTERPRISES PVT LTD [Strike Off] CIN = U70101WB1991PTC052971

Company & Directors' Information:- Z S ENTERPRISES PRIVATE LIMITED [Active] CIN = U51109WB1997PTC084684

Company & Directors' Information:- P K FOODS PVT LTD [Active] CIN = U74899DL1981PTC013374

Company & Directors' Information:- M D ENTERPRISES PVT LTD [Active] CIN = U63021AS1984PTC002250

Company & Directors' Information:- E C TRANSPORT LTD [Active] CIN = U63090WB1987PLC043252

Company & Directors' Information:- C S A ENTERPRISES PRIVATE LIMITED [Converted to LLP] CIN = U51909DL2004PTC130092

Company & Directors' Information:- D G R TRANSPORT PRIVATE LIMITED [Active] CIN = U60231TZ2010PTC016521

Company & Directors' Information:- P T TRANSPORT PVT LTD [Strike Off] CIN = U63090WB1989PTC046423

Company & Directors' Information:- R AND C FOODS PRIVATE LIMITED [Active] CIN = U55202CH2003PTC025935

Company & Directors' Information:- K K ENTERPRISES LTD [Strike Off] CIN = U52110PB1985PLC006360

Company & Directors' Information:- H. H. ENTERPRISES PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U74899DL1995PTC068489

Company & Directors' Information:- H G ENTERPRISES PRIVATE LIMITED [Active] CIN = U74899DL1990PTC040432

Company & Directors' Information:- S D ENTERPRISES PVT LTD [Strike Off] CIN = U92490PB1982PTC004802

Company & Directors' Information:- D K S ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U74899DL2005PTC143694

Company & Directors' Information:- A TO Z ENTERPRISES PVT LTD [Strike Off] CIN = U63090WB1990PTC050460

Company & Directors' Information:- U & N ENTERPRISES PRIVATE LIMITED [Active] CIN = U74999DL2014PTC268359

Company & Directors' Information:- I. K. B. ENTERPRISES PRIVATE LIMITED [Active] CIN = U74900MH2010PTC198790

Company & Directors' Information:- TRANSPORT INDIA PRIVATE LIMITED [Strike Off] CIN = U60230OR2007PTC009590

Company & Directors' Information:- B. G. H. ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U51500TG1997PTC027560

Company & Directors' Information:- K D R ENTERPRISES PRIVATE LIMITED [Active] CIN = U52335DL1993PTC052479

Company & Directors' Information:- S R K ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U45203TZ2008PTC014372

Company & Directors' Information:- G R V ENTERPRISES PRIVATE LIMITED [Active] CIN = U74900TN2009PTC072774

Company & Directors' Information:- S 2 ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U74900MH2010PTC205227

Company & Directors' Information:- S H ENTERPRISES INDIA PRIVATE LIMITED [Strike Off] CIN = U74990TG2009PTC063640

Company & Directors' Information:- A R A ENTERPRISES PRIVATE LIMITED. [Active] CIN = U51109WB1989PTC046354

Company & Directors' Information:- S. I. D. ENTERPRISES PRIVATE LIMITED [Active] CIN = U45309JH2017PTC009780

Company & Directors' Information:- H P S ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U74899DL1994PTC060345

Company & Directors' Information:- M R M ENTERPRISES PRIVATE LIMITED [Active] CIN = U51909DL2003PTC118631

Company & Directors' Information:- C R TRANSPORT COMPANY PRIVATE LIMITED [Strike Off] CIN = U63090DL2002PTC115826

Company & Directors' Information:- W. G. ENTERPRISES PRIVATE LIMITED [Active] CIN = U22190HR2011PTC042796

Company & Directors' Information:- D R S FOODS PRIVATE LIMITED [Active] CIN = U51909UP2020PTC134804

Company & Directors' Information:- A P M TRANSPORT COMPANY LIMITED [Strike Off] CIN = U60231KL1998PLC012555

Company & Directors' Information:- A V V ENTERPRISES PRIVATE LIMITED [Active] CIN = U72200DL2007PTC161837

Company & Directors' Information:- S AND G ENTERPRISES PRIVATE LIMITED [Active] CIN = U17111TZ1994PTC005310

Company & Directors' Information:- M J F ENTERPRISES PRIVATE LIMITED [Active] CIN = U74120UP2009PTC036787

Company & Directors' Information:- T. G. TRANSPORT PRIVATE LIMITED [Active] CIN = U02710CT2004PTC017051

Company & Directors' Information:- K M B ENTERPRISES PRIVATE LIMITED [Active] CIN = U40200WB2000PTC092367

Company & Directors' Information:- A AND L ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U74900TN2010PTC074123

Company & Directors' Information:- U AND M ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U74999DL2015PTC281503

Company & Directors' Information:- K S R ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U51219AP1999PTC030831

Company & Directors' Information:- B D A ENTERPRISES PRIVATE LIMITED [Active] CIN = U51109UP2002PTC027054

Company & Directors' Information:- J. T. TRANSPORT PRIVATE LIMITED [Active] CIN = U63031WB2007PTC112457

Company & Directors' Information:- D G ENTERPRISES PRIVATE LIMITED [Active] CIN = U32309WB1997PTC082590

Company & Directors' Information:- G AND S ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U74899DL1993PTC052367

Company & Directors' Information:- R S R TRANSPORT PRIVATE LIMITED [Active] CIN = U60210TZ1961PTC000392

Company & Directors' Information:- U K ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U51909WB1997PTC084568

Company & Directors' Information:- B N M ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U51900DL2010PTC205988

Company & Directors' Information:- K L FOODS PRIVATE LIMITED [Active] CIN = U51221DL2014PTC269095

Company & Directors' Information:- G R N ENTERPRISES PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U92490TN1964PTC005216

Company & Directors' Information:- D S R ENTERPRISES PVT. LTD [Active] CIN = U51101RJ1993PTC007899

Company & Directors' Information:- M J P ENTERPRISES PRIVATE LIMITED [Active] CIN = U29120TZ2013PTC019321

Company & Directors' Information:- H M FOODS INDIA PRIVATE LIMITED [Active] CIN = U15419DL1996PTC075052

Company & Directors' Information:- P. L. J. ENTERPRISES PRIVATE LIMITED [Under Process of Striking Off] CIN = U74140DL2010PTC202207

Company & Directors' Information:- A V K ENTERPRISES PRIVATE LIMITED [Active] CIN = U29199TZ1999PTC008933

Company & Directors' Information:- K & Y ENTERPRISES PRIVATE LIMITED [Active] CIN = U65993TZ1981PTC014822

Company & Directors' Information:- A G ENTERPRISES PVT LTD [Strike Off] CIN = U45209WB1991PTC051613

Company & Directors' Information:- T & A FOODS PRIVATE LIMITED [Active] CIN = U15400DL2015PTC288581

Company & Directors' Information:- N P S FOODS PRIVATE LIMITED [Strike Off] CIN = U15411DL1997PTC089943

Company & Directors' Information:- H AND S ENTERPRISES PRIVATE LIMITED [Active] CIN = U74899DL1991PTC045427

Company & Directors' Information:- S P B ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U22110DL2005PTC140152

Company & Directors' Information:- B K ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U24292OR1987PTC001918

Company & Directors' Information:- P S V ENTERPRISES PRIVATE LIMITED [Active] CIN = U20299DL2012PTC231421

Company & Directors' Information:- P V H ENTERPRISES PVT LTD [Active] CIN = U51109WB1993PTC061255

Company & Directors' Information:- C S V ENTERPRISES LIMITED [Strike Off] CIN = U17111TZ1995PLC006765

Company & Directors' Information:- W D ENTERPRISES PRIVATE LIMITED [Active] CIN = U51909MH2001PTC133197

Company & Directors' Information:- A & A TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U63010TN2008PTC070171

Company & Directors' Information:- S K E W ENTERPRISES INDIA PRIVATE LIMITED [Active] CIN = U74999TG2010PTC068460

Company & Directors' Information:- P J ENTERPRISES PRIVATE LIMITED [Active] CIN = U24249KA1996PTC020563

Company & Directors' Information:- S S INDIA FOODS PRIVATE LIMITED [Active] CIN = U74899DL1995PTC074907

Company & Directors' Information:- K K R ENTERPRISES PRIVATE LIMITED [Active] CIN = U74999TG2007PTC056776

Company & Directors' Information:- G R D ENTERPRISES PRIVATE LIMITED [Active] CIN = U29191TZ1980PTC000924

Company & Directors' Information:- C N ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U45202MH1997PTC109277

Company & Directors' Information:- A S A ENTERPRISES PVT LTD [Strike Off] CIN = U51909PB1984PTC005795

Company & Directors' Information:- N N ENTERPRISES PRIVATE LIMITED [Active] CIN = U51909DL1991PTC045087

Company & Directors' Information:- S P TRANSPORT COMPANY PRIVATE LIMITED [Active] CIN = U74899DL1994PTC059085

Company & Directors' Information:- D F S ENTERPRISES PRIVATE LIMITED [Active] CIN = U63023DL1998PTC096340

Company & Directors' Information:- L N ENTERPRISES PRIVATE LIMITED [Active] CIN = U29299MH1998PTC116747

Company & Directors' Information:- J K AND P ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U51101TN2009PTC071366

Company & Directors' Information:- D V ENTERPRISES PRIVATE LIMITED [Active] CIN = U74899DL1995PTC066850

Company & Directors' Information:- P H ENTERPRISES PRIVATE LIMITED [Active] CIN = U74899DL1995PTC066862

Company & Directors' Information:- E M C ENTERPRISES PRIVATE LIMITED [Active] CIN = U52190TN2015PTC103136

Company & Directors' Information:- G T S ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U74900TN2014PTC096803

Company & Directors' Information:- R J ENTERPRISES PRIVATE LIMITED [Active] CIN = U45200MH2009PTC193299

Company & Directors' Information:- S F ENTERPRISES PRIVATE LIMITED [Active] CIN = U36999MH2010PTC198980

Company & Directors' Information:- I J ENTERPRISES PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U74999MH2008PTC182242

Company & Directors' Information:- J AND P ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U51909TN2006PTC059608

Company & Directors' Information:- C AND G ENTERPRISES PRIVATE LIMITED [Active] CIN = U72200TG2012PTC080860

Company & Directors' Information:- S. R. G. FOODS PRIVATE LIMITED [Strike Off] CIN = U15134UP2005PTC031137

Company & Directors' Information:- A N S ENTERPRISES PRIVATE LIMITED [Active] CIN = U74900TG2008PTC058073

Company & Directors' Information:- L S ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U93000TN2012PTC084045

Company & Directors' Information:- A L B ENTERPRISES (INDIA) PRIVATE LIMITED [Active] CIN = U65192TG2013PTC089836

Company & Directors' Information:- K. E. ENTERPRISES PRIVATE LIMITED [Active] CIN = U74900UP2009PTC038446

Company & Directors' Information:- M B ENTERPRISES PRIVATE LIMITED [Active] CIN = U51109WB1997PTC086047

Company & Directors' Information:- J G ENTERPRISES PRIVATE LIMITED [Active] CIN = U70101JH2014PTC002000

Company & Directors' Information:- D AND A FOODS PRIVATE LTD [Amalgamated] CIN = U74899DL1985PTC022422

Company & Directors' Information:- D AND B ENTERPRISES PRIVATE LIMITED [Active] CIN = U74140DL2006PTC147729

Company & Directors' Information:- F C ENTERPRISES PRIVATE LIMITED [Active] CIN = U51909DL2004PTC124439

Company & Directors' Information:- M Y ENTERPRISES INDIA PRIVATE LIMITED [Active] CIN = U51909DL2005PTC143639

Company & Directors' Information:- L. P. J. ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U51909DL2010PTC203424

Company & Directors' Information:- A J W ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U74120DL2008PTC179344

Company & Directors' Information:- H R M FOODS PRIVATE LIMITED [Active] CIN = U15312DL2003PTC121450

Company & Directors' Information:- NEW INDIA FOODS PRIVATE LIMITED [Active] CIN = U15400DL2010PTC202459

Company & Directors' Information:- O. B. ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U51109DL2008PTC176219

Company & Directors' Information:- S H A ENTERPRISES PRIVATE LIMITED [Active] CIN = U45200DL2011PTC215352

Company & Directors' Information:- M. G. ENTERPRISES PRIVATE LIMITED [Active] CIN = U24220GJ2011PTC068216

Company & Directors' Information:- V S R ENTERPRISES PRIVATE LIMITED [Active] CIN = U67120KA2008PTC047127

Company & Directors' Information:- R M ENTERPRISES PRIVATE LIMITED [Active] CIN = U72200GJ1989PTC012982

Company & Directors' Information:- K AND F ENTERPRISES (INDIA) PRIVATE LIMITED [Active] CIN = U52335KL2011PTC028113

Company & Directors' Information:- U. C. ENTERPRISES PRIVATE LIMITED [Active] CIN = U52392AP1998PTC028799

Company & Directors' Information:- A M S ENTERPRISES (INDIA) PRIVATE LIMITED [Strike Off] CIN = U99999DL1992PTC050521

Company & Directors' Information:- S M ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U45201PB1990PTC010064

Company & Directors' Information:- B K G ENTERPRISES PVT LTD [Strike Off] CIN = U51909WB1996PTC079895

Company & Directors' Information:- A B M FOODS PRIVATE LIMITED [Strike Off] CIN = U15146WB1997PTC084803

Company & Directors' Information:- N S A ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U51909DL1994PTC063259

Company & Directors' Information:- D G FOODS PVT LTD [Strike Off] CIN = U15212CH1994PTC014250

Company & Directors' Information:- B R A ENTERPRISES PVT LTD [Strike Off] CIN = U92111DL1982PTC013169

Company & Directors' Information:- P R D ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U27109PY2008PTC002198

Company & Directors' Information:- M S ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U51909TN1990PTC018668

Company & Directors' Information:- M S M ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U70101TN2000PTC044929

Company & Directors' Information:- S I ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U45201GJ2008PTC055524

Company & Directors' Information:- R & G FOODS PRIVATE LIMITED [Strike Off] CIN = U52599TN1994PTC027222

Company & Directors' Information:- V K FOODS PRIVATE LIMITED [Strike Off] CIN = U15494TZ1987PTC002066

Company & Directors' Information:- M G C ENTERPRISES PVT LTD [Strike Off] CIN = U74899DL1982PTC013177

Company & Directors' Information:- M P S ENTERPRISES PVT LTD [Strike Off] CIN = U51102OR1981PTC000972

Company & Directors' Information:- A B TRANSPORT PRIVATE LIMITED [Active] CIN = U60221RJ2000PTC016701

Company & Directors' Information:- G & G FOODS LIMITED [Strike Off] CIN = U15139PN2007PLC129397

Company & Directors' Information:- G. G. TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U60210AS2008PTC008576

Company & Directors' Information:- Z FOODS INDIA PRIVATE LIMITED [Strike Off] CIN = U15490CH2012PTC033655

Company & Directors' Information:- A H M FOODS PRIVATE LIMITED [Active] CIN = U15135DL2003PTC121510

Company & Directors' Information:- J J K FOODS LIMITED [Strike Off] CIN = U15316DL2001PLC113088

Company & Directors' Information:- M D M ENTERPRISES PRIVATE LIMITED [Active] CIN = U74200HR2015PTC057674

Company & Directors' Information:- K A FOODS PVT LTD [Strike Off] CIN = U15412KL1990PTC005615

Company & Directors' Information:- T AND H FOODS PRIVATE LIMITED [Active] CIN = U15549RJ2016PTC056262

Company & Directors' Information:- A P K TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U60221TN2005PTC058057

Company & Directors' Information:- M K ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U74899DL1981PTC011755

Company & Directors' Information:- U A ENTERPRISES PRIVATE LIMITED [Active] CIN = U15201DL2014PTC274573

Company & Directors' Information:- Q R ENTERPRISES PVT LTD [Strike Off] CIN = U51900WB1992PTC028420

Company & Directors' Information:- S P S TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U63090WB1997PTC085564

Company & Directors' Information:- K G B FOODS PRIVATE LIMITED [Strike Off] CIN = U15419DL1999PTC101416

Company & Directors' Information:- S A S FOODS PVT LTD [Strike Off] CIN = U15412DL2001PTC111991

Company & Directors' Information:- TRANSPORT COMPANY PRIVATE LIMITED [Active] CIN = U60210TN1938PTC003051

Company & Directors' Information:- B G FOODS PRIVATE LIMITED [Strike Off] CIN = U15499PN2000PTC014895

Company & Directors' Information:- A G L TRANSPORT PRIVATE LIMITED [Active] CIN = U63090TN2005PTC056306

Company & Directors' Information:- W M TRANSPORT COMPANY PRIVATE LIMITED [Active] CIN = U60210DL2001PTC113547

Company & Directors' Information:- B N ENTERPRISES PRIVATE LIMITED [Active] CIN = U74899DL1978PTC008939

Company & Directors' Information:- C E ENTERPRISES PRIVATE LIMITED [Active] CIN = U52100DL2014PTC268041

Company & Directors' Information:- M M ENTERPRISES PVT LTD [Strike Off] CIN = U51101RJ1980PTC002133

Company & Directors' Information:- K E FOODS PRIVATE LIMITED [Strike Off] CIN = U51109PB1999PTC023095

Company & Directors' Information:- T S FOODS PRIVATE LIMITED [Strike Off] CIN = U51109UP1989PTC011321

Company & Directors' Information:- K M ENTERPRISES PVT LTD [Strike Off] CIN = U60231DL1981PTC011652

Company & Directors' Information:- B V M TRANSPORT CO. PRIVATE LIMITED [Strike Off] CIN = U00739KA1998PTC024103

Company & Directors' Information:- B J ENTERPRISES PRIVATE LIMITED [Converted to LLP] CIN = U51909GJ1988PTC010726

Company & Directors' Information:- A O TRANSPORT COMPANY PRIVATE LIMITED [Active] CIN = U99999MH1960PTC011783

Company & Directors' Information:- V I P FOODS PVT LTD [Strike Off] CIN = U99999MH1982PTC028928

Company & Directors' Information:- S B ENTERPRISES PVT LTD [Strike Off] CIN = U51900MH1953PTC009190

Company & Directors' Information:- NEW INDIA TRANSPORT CO PVT LTD [Strike Off] CIN = U60221DL1944PTC000751

Company & Directors' Information:- G. FOODS (INDIA) PVT. LTD. [Strike Off] CIN = U15419HR1998PTC033987

Company & Directors' Information:- R L ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U52110TZ1983PTC001250

Company & Directors' Information:- M R TRANSPORT COMPANY PVT LTD [Strike Off] CIN = U63090WB1987PTC042118

Company & Directors' Information:- B S FOODS PVT LTD [Active] CIN = U15499TG1984PTC005060

Company & Directors' Information:- C R J FOODS PRIVATE LIMITED [Strike Off] CIN = U74120UP2014PTC064576

Company & Directors' Information:- A. G. ENTERPRISES (INDIA) PRIVATE LIMITED [Strike Off] CIN = U52100TG2015PTC097694

Company & Directors' Information:- P M FOODS PRIVATE LIMITED [Strike Off] CIN = U15419DL2003PTC119878

Company & Directors' Information:- J C FOODS PRIVATE LIMITED [Strike Off] CIN = U15311CH2000PTC023914

Company & Directors' Information:- V P S FOODS PRIVATE LIMITED [Active] CIN = U15136DL2004PTC127000

Company & Directors' Information:- P P TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U63090DL2003PTC119167

Company & Directors' Information:- D D J TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U60210PB1996PTC019190

Company & Directors' Information:- L M FOODS PVT LTD [Strike Off] CIN = U15495OR1994PTC003590

Company & Directors' Information:- M M TRANSPORT PVT LTD [Strike Off] CIN = U60231PB1979PTC004031

Company & Directors' Information:- A & A ENTERPRISES PVT LTD [Strike Off] CIN = U51109WB1959PTC024188

Company & Directors' Information:- J P TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U60231PB1997PTC019652

Company & Directors' Information:- M M FOODS PVT LTD [Strike Off] CIN = U51909MH1978PTC019278

Company & Directors' Information:- A R J FOODS PRIVATE LIMITED [Active] CIN = U15316KL2003PTC016731

Company & Directors' Information:- V. K. J. ENTERPRISES PRIVATE LIMITED [Active] CIN = U52609MH2016PTC288492

Company & Directors' Information:- N P TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U63090OR2012PTC015128

Company & Directors' Information:- D H H ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U74900PB2015PTC039490

Company & Directors' Information:- K & A ENTERPRISES PRIVATE LIMITED [Under Process of Striking Off] CIN = U17259PB2013PTC037479

Company & Directors' Information:- D C FOODS INDIA PRIVATE LIMITED [Active] CIN = U55101TN2012PTC088748

Company & Directors' Information:- K V ENTERPRISES PRIVATE LTD [Active] CIN = U24299PB1982PTC005026

Company & Directors' Information:- R I ENTERPRISES PRIVATE LIMITED [Active] CIN = U52300TN2013PTC089327

Company & Directors' Information:- T R S FOODS PRIVATE LIMITED [Strike Off] CIN = U15490TN2012PTC086629

Company & Directors' Information:- V. AND V. ENTERPRISES PRIVATE LIMITED [Active] CIN = U01110PN2016PTC164318

Company & Directors' Information:- A N G TRANSPORT COMPANY PRIVATE LIMITED [Active] CIN = U60300MH2013PTC246013

Company & Directors' Information:- L M A TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U63090MH2002PTC135727

Company & Directors' Information:- K M K FOODS PRIVATE LIMITED [Strike Off] CIN = U15421MH2012PTC225876

Company & Directors' Information:- B & B ENTERPRISES INDIA PRIVATE LIMITED [Active] CIN = U74900MH2013PTC246579

Company & Directors' Information:- S S Q ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U74999MH2014PTC252816

Company & Directors' Information:- B N FOODS PRIVATE LIMITED [Strike Off] CIN = U15122TG2010PTC069791

Company & Directors' Information:- C N FOODS PRIVATE LIMITED [Strike Off] CIN = U15122TG2010PTC069794

Company & Directors' Information:- P & P FOODS PRIVATE LIMITED [Strike Off] CIN = U15490TG2011PTC076070

Company & Directors' Information:- G. V. FOODS PRIVATE LIMITED [Strike Off] CIN = U55204UP2012PTC049459

Company & Directors' Information:- A R ENTERPRISES PRIVATE LIMITED [Active] CIN = U70102TG2014PTC095273

Company & Directors' Information:- B S TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U63040TG2015PTC097190

Company & Directors' Information:- K AND A TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U60200HP2010PTC031455

Company & Directors' Information:- K. C. TRANSPORT PRIVATE LIMITED [Active] CIN = U63030JK2017PTC009897

Company & Directors' Information:- K B D ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U51900CH2013PTC034347

Company & Directors' Information:- D M ENTERPRISES PRIVATE LIMITED [Active] CIN = U45201CH1997PTC020331

Company & Directors' Information:- B A FOODS PRIVATE LIMITED [Strike Off] CIN = U55209DL2012PTC234793

Company & Directors' Information:- S N TRANSPORT PRIVATE LIMITED [Under Process of Striking Off] CIN = U60200DL2014PTC264029

Company & Directors' Information:- J B V ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U72900DL2013PTC254493

Company & Directors' Information:- G B F FOODS PRIVATE LIMITED [Active] CIN = U15549DL2011PTC228024

Company & Directors' Information:- S D G ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U51900DL2012PTC232380

Company & Directors' Information:- D. T. FOODS PRIVATE LIMITED [Strike Off] CIN = U15122DL2007PTC158387

Company & Directors' Information:- J N FOODS PRIVATE LIMITED [Active] CIN = U15122DL2007PTC159317

Company & Directors' Information:- B M M FOODS PRIVATE LIMITED [Strike Off] CIN = U15122DL2011PTC222779

Company & Directors' Information:- F R FOODS PRIVATE LIMITED [Strike Off] CIN = U15200DL2008PTC185323

Company & Directors' Information:- D K C FOODS PRIVATE LIMITED [Strike Off] CIN = U15209DL2005PTC136853

Company & Directors' Information:- D B FOODS PRIVATE LIMITED [Strike Off] CIN = U15411DL2005PTC141165

Company & Directors' Information:- V N FOODS PRIVATE LIMITED [Strike Off] CIN = U15419DL2000PTC107109

Company & Directors' Information:- D R V FOODS PRIVATE LIMITED [Strike Off] CIN = U15433DL2008PTC172171

Company & Directors' Information:- N & C FOODS PRIVATE LIMITED [Strike Off] CIN = U51109DL2008PTC178887

Company & Directors' Information:- K G P FOODS PRIVATE LIMITED [Strike Off] CIN = U51229DL2004PTC128447

Company & Directors' Information:- V & I ENTERPRISES PRIVATE LIMITED [Active] CIN = U36102DL2013PTC248294

Company & Directors' Information:- R J TRANSPORT COMPANY PRIVATE LIMITED [Active] CIN = U63010DL2013PTC248305

Company & Directors' Information:- T. A. ENTERPRISES PRIVATE LIMITED [Active] CIN = U52100BR2013PTC021701

Company & Directors' Information:- S. K. T. TRANSPORT INDIA PRIVATE LIMITED [Strike Off] CIN = U60230MP2012PTC028886

Company & Directors' Information:- I S M FOODS PRIVATE LIMITED [Strike Off] CIN = U15400MP2010PTC024972

Company & Directors' Information:- Y K ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U74910HR2012PTC046747

Company & Directors' Information:- S B B ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U93010KL2013PTC035106

Company & Directors' Information:- V U E ENTERPRISES PRIVATE LIMITED [Active] CIN = U31909RJ2020PTC071099

Company & Directors' Information:- NEW INDIA CORPORATION PRIVATE LIMITED [Strike Off] CIN = U36999TN1940PTC001776

Company & Directors' Information:- D C V TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U60210TZ1960PTC000375

Company & Directors' Information:- V & A FOODS PRIVATE LIMITED [Active] CIN = U15549UP2016PTC084319

Company & Directors' Information:- S J FOODS PRIVATE LIMITED [Strike Off] CIN = U15201TN2006PTC061527

Company & Directors' Information:- C & C FOODS PRIVATE LIMITED [Strike Off] CIN = U15313DL2006PTC152933

Company & Directors' Information:- THE TRANSPORT COMPANY LIMITED [Dissolved] CIN = U99999MH1940PLC010301

    Writ Petition Nos. 7577 of 2020 & 7827 of 2020

    Decided On, 31 August 2020

    At, High Court of for the State of Telangana

    By, THE HONOURABLE MR. JUSTICE T. VINOD KUMAR

    For the Petitioner: M/s. Bharadwaj Assocaites, Advocates. For the Respondents: Advocate General (TG).



Judgment Text

Common Order:1. These two writ petitions are filed questioning two separate orders passed by the M/s. Telangana Foods, the respondent authority in terminating contracts awarded to the petitioners for transportation of finished food and blacklisting the petitioner agency without issuing any notice as being illegal, arbitrary, violative of principles of natural justice apart from being contrary to the terms of the agreement with consequential relief of restraining the respondent authority from calling for fresh tenders till the contract term of the petitioners is completed.2. Both the writ petitions are taken up for hearing through Video conferencing with the consent of the parties.3. Heard Sri Vedula Srinivas and Sri Bobbili Srinivas, learned counsel appearing for the petitioners and Sri Harender Pershad, learned Special Government Pleader appearing on behalf of the learned Advocate General office.4. The brief facts of the case of the petitioner in WP No. 7577 of 2020 are that the petitioner is in the business of transportation by providing / deploying vehicles to its customers either belonging to the petitioner himself or by securing the same from the market. The case of the petitioner is that pursuant to the tender issued by the first respondent authority for supply of its finished goods namely “Balamrutham” to various places, the petitioner participated and stood as a successful tenderer for transportation of finished goods of the respondent authority namely M/s. Telangana Foods, to various ICDS project sites located in the districts of Visakhapatnam, Vijayanagaram and Srikakulam, in the State of Andhra Pradesh, to which the second respondent authority is required to make supplies of “Balamrutham”. The rate quoted by the petitioner for supplying the vehicles for transportation being the lowest, the petitioner was awarded the contract of transportation for the above mentioned districts and an agreement was entered into on 31.10.2019. The said agreement entered into by the respondent authority with the petitioner was valid for the period from 01.11.2019 to 31.08.2020. It is further claimed by the petitioner that during the period commencing from 01.11.2019 onwards the petitioner was supplying the lorries regularly to the respondent authority in pursuance of the indents placed by the officer at the unit of the respondent authority and there was no default on part of the petitioner in making available the vehicles for transportation as and when required by the respondent authorities. It is also claimed that till about 24 March 2020, there has been no breach on part of the petitioner in making available the lorries for supply of the finished goods on the basis of work order/indents. It is claimed that due to pandemic Covid-19, and the sudden lockdown announced by the central government, the petitioner could not make available the lorries for transportation and the said position continued till 05th May, 2020. It is also claimed that the petitioner was unable to make available the lorries due to restriction imposed with regard to movement of vehicles particularly involving interstate borders. It is also claimed that the failure on part of the petitioner is due to the circumstances beyond the control of the petitioner, thereby making it impossible for the petitioner to perform the contract and for the said reason the petitioner cannot be considered as being in breach of the terms of the contract.5. The further case of the petitioner is that the second respondent authority had issued undated letter --/05/2020, directing the petitioner to complete the supplies and nowhere the petitioner has been asked to offer his explanation as to why the contract awarded to it should not be terminated. It is further claimed that even if the said letter is taken as a notice, the impugned order passed by the second respondent authority whereby the authority has terminated the contract of the petitioner is in clear violation of the terms of the agreement in particular clause 3 of the agreement dated 31.10.2019, as the said clause contemplates issuing of notice of 7 days, while the impugned order has been passed much before the 7 day period is over. It is also further claimed that under the contract no power is vested with the authority for blacklisting as sought to be resorted to by the respondent authority by the impugned order and since, the blacklisting of the petitioner involves civil consequences, the authorities ought to have granted an opportunity to the petitioner to put forth his plea before passing the impugned order.6. The case of the petitioner in WP No. 7827 of 2020 is that the second respondent authority issued a tender notice dated 10.07.2019 calling for online tenders for transportation of finished goods produced by the second respondent authority to various ICDS projects situated in the State of Andhra Pradesh and the petitioner submitted his bid in response to the said tender notice and the rates quoted by the petitioner were found to be lowest for supply to 6 districts such as East Godavari, Nellore, Kadapa, Kurnool, Ananthapur and Chittoor, whereupon, the second respondent authority appointed the petitioner as the transport contractor for the above districts for the period commencing from 01.11.2019 to 31.08.2020 and entered into an agreement dated 31.10.2019. It is also claimed that thereafter the second respondent authority appointed the petitioner as transport contractor for Prakasam district from 01.12.2019 to 31.08.2020 vide work order dated 25.11.2019 and thereafter was also awarded transport contract for the district of Krishna, Guntur and West Godavari, from 21.12.2019 to 31.08.2020 vide work order dated 21.12.2019. Thus, it is claimed that at the relevant point of time the petitioner was given the contract for transporting the finished goods produced by the second respondent authority for the 13 districts of Andhra Pradesh having found the rates offered by the petitioner as lowest. It is claimed that the petitioner in pursuance of the contract/agreement entered into with the second respondent authority has been deploying required number of vehicles as per monthly indent/work order given by the authorities of the second respondent and there has never been any default, misconduct or misappropriation or diversion of stock. It is claimed that for the second respondent authority issued an indent on 01.03.2020 stating that the petitioner is required to transport about 3122 MT approx. of the finished food produced by the second respondent authority to various ICDS project centres in Andhra Pradesh during the month of March 2020. It is claimed that during the period between 01.03.2020 to 18.03.2020 the petitioner transported about 2470 MT of finished goods thereby complying with 80% of the indent placed for the month of March 2020. As the second respondent authority could not make available the remaining quantity of finished food during the period 19.03.2020 to 22.03.2020, the petitioner could not undertake further transportation of the finished goods. While that being the position on 23.03.2020 the central government due to onslaught of Covid- 19 imposed lockdown throughout India and the same was being strictly implemented in the State of Telangana and the State of Andhra Pradesh being the originating state and the destination state in relation to supply of finished food produced by the second respondent authority, affecting the movement of finished goods by the petitioner.7. It is also claimed that the second respondent authority without even issuing any prior notice, has resorted to invoke clause 3 of the agreement to terminate the contract of the petitioner which is in clear violation of the contract term stipulating issue of seven (7) day notice before such action is taken. It is also further claimed that no power is vested with the authority for blacklisting and such an action on part of the second respondent authority tarnishes the image of the petitioner in the market. Thus, it is claimed that the action of the second respondent authority in issuing the impugned order of termination is unreasonable and in an arbitrary manner and thus, the petitioner is entitled to invoke the jurisdiction of this Hon’ble court under article 226 of Constitution of India.8. Per contra, the learned special government pleader by drawing attention of this court to the counter affidavit and additional counter affidavit filed on behalf of the 2nd respondent authority and the various documents annexed thereto would submit that the claim of the petitioners that there has been no default on their part in deploying the vehicles for transportation of the finished food produced by the second respondent authority is belied by the fact that the petitioners were not meeting the timelines specified by the authorities while placing indent/work order and acted in contravention of clause 9 of the agreement. Such default on part of the petitioners occurred not only during the last week of March 2020 and in April, 2020, but such defaults were there even during the earlier months, when there was no lockdown as being claimed as reason for not deploying the vehicles, which only goes to show that the petitioners were not able to comply with the conditions of the contract by arranging to deploy the required number of vehicles in time. Learned Special Government Pleader would submit that having regard to the finished product produced by the second respondent being a food product intended for supply to infants aged between 6 months to 36 months who are suffering with malnutrition to be supplied through various ICDS project, making available such food produced is not only essential but necessary as otherwise the same would have an adverse impact on the children/infants. The Learned Special Government Pleader would also further submit that the above supply of the finished food produced is in compliance with the direction of the Hon’ble Supreme Court of India.9. Learned Special Government pleader would further submit that the petitioners having failed to deploy the required number of vehicles for effecting transportation are only seeking to cover up their omission by using the cover of Covid-19 pandemic. It is further submitted that both the State of Telangana and the State of Andhra Pradesh have permitted movement of the finished food product produced by the second respondent authority to various districts in the State of Andhra Pradesh being an essential commodity, the transportation of which was permitted during the lockdown announced by the Central Government. Learned Special Government Pleader would submit that as the petitioners have failed to deploy the required number of vehicles for ensuring uninterrupted supply of finished food product for the infants/children through ICDS project, the second respondent authority had to resort to secure the vehicle from the open market with the help of transport authorities by incurring higher cost to ensure that there is no interruption in supply of the finished the food produced, as that could have a disastrous effect on the children. Learned special government pleader would further submit that the fact of the second respondent authority effecting supplies by securing vehicles from the open market would only go to show the claim being made by the petitioners in the present writ petitions, is a self-serving statement and intended and invented to avoid consequences under the contract/agreement.10. Learned special government pleader while disputing the claim of the petitioners that no notice has been issued by the respondent authority before passing the impugned order, would submit that both the petitioners were issued notices on 21.05.2020 and it is only thereafter the impugned order terminating their respective contracts/agreements have been passed by the respondent authority. Learned Special GP would further submit this court should consider the totality of the circumstances to see as to whether the action of the respondent authority in terminating the contract/agreement is justified or not. It is further submitted that if this court finds that the second respondent authority had valid reason for terminating the contract and taking action against the petitioners herein, the writ petition should not be entertained and the parties should be relegated to workout the remedies under the contract as the contract provided for resolving the disputes through arbitration.11. In support of their submissions, learned counsel for the petitioners placed reliance on the following judgments :i) M/s. Erusian Equipment and Chemicals Ltd. v. State of W.B. and another (AIR 1975 SC 266);ii) M/s. Kulja Industries Limited v. Chief General Manager, W.B. Proj, BSNL and others (AIR 2014 SC 9);iii) Joshi Technologies International Inc. v. Union of India and Ors. (2015) 7 SCC 728);iv) State of Kerala v. M.K. Jose (2015) 9 SCC 433);v) Sanjana M. Wig v. Hindustan Petro Corporation Ltd. (2005) 8 SCC 242);vi) Union of India and Ors. v. Tantia Construction Pvt. Ltd. (2011) 5 SCC 697).On the other hand the Learned Special Government Pleader rested his case on the judgement rendered in the case of :vii) Jagdish Mandal v. State of Orissa and Others. (2007) 14 SCC 517).12. Having given due consideration to the submissions made by the learned counsels for the parties, this court is required to consider as to whether the impugned order of termination of contract/agreement issued by the respondent authority, is valid and in accordance with the terms of the contract/agreement or not warranting interference by this court in excise of jurisdiction under article 226 of the Constitution of India or the parties should be relegated to work out there remedies under the contract to resolve the inter-se disputes arising there under.13. Before dealing with the issue of whether the petitioners committed any breach of the terms of the contract, whereby the respondent authority has taken the extreme decision of terminating the contract/agreement and blacklisting the petitioners, it is to be seen whether the impugned notice of termination is in accordance with the terms of the agreement entered into between the petitioners and the respondent authorities, which agreement admittedly is reduced into writing and binding between the parties relating to the transaction.14. A perusal of the agreement entered into by the petitioner in WP No. 7577 of 2020 with the Telangana foods (first respondent) titled as ‘Agreement for transportation of finished food’, dated 31.10.2019 has various clauses dealing with the conduct of business between the petitioner and the Telangana foods, including right of termination of the contract. Among the various clauses of the agreement, for the purpose of the present matter, suffice it to note the clauses 3,9,10 and 39 of the agreement, which read as under:“(3) The 1st party has absolute right to terminate the contract at any time during the contract period after giving 7 days notice to the contractor without assigning any reason whatsoever and the 2nd party is not entitled to question the termination on any ground whatsoever.(9) that the vehicle should be provided by the 2nd party as and when demanded by the 1st party. The vehicles shall be indented up to 9:30 AM and they should be deployed before 4 PM everyday; in exceptional cases it shall be allowed for 1 day delay for deployment of vehicles. If 2nd party failed to deploy the vehicles on 2nd day, Telangana foods shall have the right to recover 3% on the transport charges of the particular Centre/project, 10% for 3rd day and on 4th day, Telangana foods is at liberty to engage trucks from outside to cope up with the schedule of dispatches and the extra expenditure incurred shall be recoverable from the 2nd party. Time and date of delivery is essence of the contract. The condition will be strictly adhered to and any laws because to Telangana foods in not doing so shall be borne by the 2nd party.(10) in case the 2nd party fails to deploy any lorries on demand, the 1st party is at liberty to make alternate arrangements and the extra expenditure if any incurred shall be deducted from the amounts due to the 2nd party and if no amount is due to him on the date or in near future the 2nd party shall reimburse the same to the 1st party on production of such proof.(39) in case of breach of any of the clauses of this contract by the 2nd party or in case of unsatisfactory service of the 2nd party, the 1st party shall be free to terminate the contract without any notice and shall also be entitled to recover any consequential losses arising out of the termination of the contract from the 2nd party apart from retaining security deposit by forfeiting the same for which the 2nd party is not entitled to any notice.”Similar clauses exist in the agreement entered into between the petitioner in WP No. 7827 of 2020 and M/s Telangana foods (2nd respondent).15. A reading of clause 3 of the agreement as above, indicates that the respondent authority viz., M/s. Telangana foods, being conferred with the right to terminate the contract at any time during the subsistence of contract period by giving 7 days notice to the contractor without assigning any reason whatsoever. At the same time clause 39 also confers power on the respondent authority to terminate the contract without any notice in case of breach of any of the clauses of the contract. Thus, there appears to be dichotomy between clause 3 and 39 of the contract, as clause 3 of the agreement requires issue of a seven-day notice before termination, while clause 39 does not mandate issue of any such notice before resorting to termination. However, if both the clauses are allowed to coexist and allowed to operate in their own sphere, the only plausible conclusion that can be arrived at is, while clause 39 permits the authorities to resort to termination upon the occurrence and at the time of occurrence of breach, while clause 3 of the agreement permits respondent authority to terminate the contract at any time without there being any breach by the other party or subsequent to the occurrence of breach by giving a sevenday notice.16. If the above reasoning is applied to the facts of the present case and as is apparent from the material placed on record, the respondent authority viz., Telangana foods, did not seek to invoke clause 39 upon occurrence of breach. On the other hand the respondent authority continued to address communications to the petitioners directing to complete supplies immediately which in the given circumstances would indicate that the respondent authorities were keen to get the work executed through the petitioners rather than terminating the contract at that point of breach occurring. This would be evident from the various communications addressed from the office of the respondent authorities in the form of letters and emails. It is also pertinent to note that even in the communication dated---.05.2020, signed on 21.05.2020, the respondent authority while directing the petitioner to complete the supply to tribal ICDS project immediately, drew the attention of the petitioner only to clause 9 of the agreement and did not make any reference to clause 39 or 3 of the contract/agreement. Even the emails sent from the office of respondent authority to the petitioner prior to addressing the above letter also does not indicate the intention on part of the respondent authorities in resorting to invoke the powers relating to termination of the contract.17. Further, in the impugned order of termination which is (undated) ----/05/2020, the respondent authorities chose to make a reference to the communication dated --,05.2020, signed on 21.05.2020, claiming the same to be the notice purportedly issued under clause 3 of the agreement. However, a reading of the same, as noted above does not indicate that the petitioner being put on notice or seeking an explanation. On the other hand, as noted above, the intention of the respondent authority as can be gathered there from, was only requiring the petitioner to take steps to complete the supplies immediately by making necessary arrangement of vehicles. Even the impugned termination order among various clauses of the agreement refers to both clause 3 and 39, which as noted above cannot coexist. Since, the respondent authority did not choose to terminate the agreement upon occurrence of breach by invoking clause 39 and on the other hand directing the petitioners to affect supplies thereafter, can only be construed as a waiver granted by the said authority, in which event the respondent authority is empowered to terminate the contract only by invoking clause 3 of the agreement, which requires mandatory issue of notice of seven days. More so, it is not the case of the respondent authority that the said authority terminated the contract by invoking clause 39 of the agreement alone, which does not require issue of any notice. On the other hand the authorities by the counter and additional counter affidavit sought to justify the action in passing the impugned order by referring to the communication signed on 21.05.2020, as the notice issued, before resorting to the issuance of impugned order of termination, which can only mean that the action taken by the said authority is by invoking clause 3 of the agreement. If the above aspect is taken into consideration, the impugned order of termination cannot be sustained for the reason that the so-called notice signed on 21.05.2020 cannot be considered as a notice issued under clause 3 of the agreement, as there is no mention of the petitioners being put on notice with regard to the intention of the respondent authority in seeking to terminate the contract. If the communication signed on 21.05.2020, though now being termed as notice, fails on that count, then the impugned order cannot be considered as having validly issued by complying with the mandatory requirement of issuing notice under clause 3 of the agreement, as has been observed by the Hon’ble Supreme Court in the judgment rendered in a case of Ramachandra Narayan Nayak v. Karnataka Neeravari Nigam Ltd (2013) 15 SCC 140)., Wherein it was held that –“before rescinding the contract by invoking his power under clause 3 (d) of the agreement, should have complied with the conditions mentioned in the said clause as the same are mandatory.”18. Since, the impugned order terminating the contract issued by the respondent authority falls short of the mandatory requirement prescribed in clause 3 of the agreement, this court is of the view that there is no need to consider the other issues raised with regard the impugned order having been passed even before expiry of seven-day period mentioned in clause 3 of the agreement, the petitioner being prevented from performing the contract due to unforeseen circumstances under section 56 of the Indian Contract Act, 1872, thereby attracting force majeure and other issues raised.19. Though, the learned Special Government pleader sought to impress upon this court to consider the totality of the circumstances by placing heavy reliance on the judgement of the Hon’ble Supreme Court in the case of Jagdish Mandal versus v. State of Orissa (Supra), the facts of the said case are at variance with the facts of the present case. The Hon’ble Supreme Court in the above case was called upon to consider the power of the state authority relating to awarding of contract, when the Hon’ble Apex Court observed that the matters relating to award of contracts being administrative decisions, are best left open for the decision of such authorities and the interference by the courts should be minimal subject to such decision being not arbitrary, public interest not being affected. In the said judgement itself the Hon’ble Supreme Court observed that in “cases involving blacklisting or impositio

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n of penal consequences on a tenderer/contractor of distribution of state largesse stand on a different footing as they may require a higher degree of fairness in action”.20. If the above principle enunciated by the Hon’ble Supreme Court is taken into consideration, the action of the respondent authority in seeking to blacklist the petitioners without even giving an opportunity to offer their explanation for being considered by the said authority, would be contrary to the law laid down by the Hon’ble Supreme Court, as rightly contended by the learned counsel for the petitioners by placing reliance on the judgements rendered in the case of M/s. Erusian Equipment and Chemicals Ltd. v. State of W.B. and another (supra) and M/s. Kulja Industries Limited v. Chief General Manager, W.B. Proj, BSNL and others (supra).21. In view of the above, the impugned order passed by the respondent authority in terminating the petitioners contract/agreement for transportation of finished food cannot be held to be valid and thus, are set aside. In normal circumstances, since, the impugned order having been set aside by this court as not being in compliance with the terms of the agreement, respondent authority ought to have been permitted to initiate proceedings afresh by adhering to the terms of the contract. However, taking note of the fact that the validity of the agreements are expiring today due to efflux of time, liberty is granted to the respondent authority to issue fresh tenders for the period subsequent hereto and further leaving it open to the respondent authority to claim the difference of amounts incurred by the said authority for arranging alternate transportation during the period when petitioners failed to deploy vehicles including imposition of penalties as entitled to under the contract/agreement by way of adjustment in accordance with the terms of the covenants of the contract / agreement. In the event petitioners have any dispute or grievance with regard to the claim being made by the respondent authority, the petitioners can avail the remedy provided under the agreement.22. Accordingly, the writ petitions are allowed to the extent indicated above. No order as to costs. Miscellaneous applications if any, pending in these writ petitions, shall stand closed in the light of this final order.23. Before parting with the case, this court intends place on record its concern, of communications addressed under the signature of no lesser than that of Managing Director, being sent without specifying date thereon, which could have larger ramifications in a given case, requiring caution to be exercised by the authority hereafter.
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