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



PUEBLO HOLDINGS LIMITED, Rep. by its authorised signatory Siddhesh Sham Kshirsagar v/s EMIRATES TRADING AGENCY LLC, A company incorporated under the appropriate laws of the United Arab Emirates having its registered office and/or business address at ETA Star House, United Arab Emirates & Others


Company & Directors' Information:- STAR INDIA PRIVATE LIMITED [Active] CIN = U72300MH1994PTC076485

Company & Directors' Information:- A V S R HOLDINGS PRIVATE LIMITED [Active] CIN = U67120TG2005PTC045117

Company & Directors' Information:- T AND D TRADING PRIVATE LIMITED [Active] CIN = U51909MH2003PTC142712

Company & Directors' Information:- S R HOLDINGS LIMITED [Active] CIN = U65993TN1988PLC083659

Company & Directors' Information:- S R HOLDINGS PRIVATE LIMITED [Active] CIN = U65993TN1988PTC083659

Company & Directors' Information:- A B HOLDINGS PRIVATE LIMITED [Active] CIN = U70102KA2006PTC040894

Company & Directors' Information:- A R L TRADING PRIVATE LIMITED [Active] CIN = U67120DL2005PTC143941

Company & Directors' Information:- S K A HOLDINGS LIMITED [Active] CIN = U65993DL1981PLC012592

Company & Directors' Information:- S K A HOLDINGS LIMITED [Active] CIN = L65993DL1981PLC012592

Company & Directors' Information:- G J HOLDINGS PRIVATE LIMITED [Active] CIN = U51100DL2004PTC126687

Company & Directors' Information:- G J HOLDINGS PRIVATE LIMITED [Active] CIN = U65993DL2004PTC126687

Company & Directors' Information:- I. B. TRADING PRIVATE LIMITED [Active] CIN = U70102MH2007PTC167894

Company & Directors' Information:- J. H. BUSINESS (INDIA) LIMITED [Amalgamated] CIN = U24293DL1999PLC099782

Company & Directors' Information:- ETA BUSINESS PRIVATE LIMITED [Active] CIN = U26933GJ2011PTC063956

Company & Directors' Information:- P P HOLDINGS LTD [Active] CIN = U65993PN1981PLC025916

Company & Directors' Information:- G W TRADING PRIVATE LIMITED [Active] CIN = U51900MP2013PTC031025

Company & Directors' Information:- G S D HOLDINGS PVT LTD [Strike Off] CIN = U70109WB1990PTC048518

Company & Directors' Information:- BUSINESS INDIA HOLDINGS PRIVATE LIMITED [Strike Off] CIN = U67120MH1995PTC093326

Company & Directors' Information:- D K O TRADING COMPANY PVT LTD [Converted to LLP and Dissolved] CIN = U51226WB1992PTC054818

Company & Directors' Information:- S T HOLDINGS PRIVATE LIMITED [Active] CIN = U67120MH1979PTC021588

Company & Directors' Information:- ETA INDIA LIMITED [Active] CIN = U51103TN1995PLC030460

Company & Directors' Information:- M C HOLDINGS PRIVATE LIMITED [Active] CIN = U67190DL2009PTC190957

Company & Directors' Information:- G-TRADING INDIA PRIVATE LIMITED [Active] CIN = U52100DL2008PTC228572

Company & Directors' Information:- J S K HOLDINGS PVT LTD [Active] CIN = U67120WB1994PTC065660

Company & Directors' Information:- P R HOLDINGS LIMITED [Active] CIN = L27310AS1983PLC007154

Company & Directors' Information:- P R HOLDINGS LIMITED [Active] CIN = L27310DL1983PLC314402

Company & Directors' Information:- G R A HOLDINGS PVT LTD [Active] CIN = U70101WB1992PTC055865

Company & Directors' Information:- B S S HOLDINGS PVT LTD [Active] CIN = U67120WB1992PTC056874

Company & Directors' Information:- H M HOLDINGS PRIVATE LIMITED [Active] CIN = U65993ML2005PTC007956

Company & Directors' Information:- S M H HOLDINGS PRIVATE LIMITED [Active] CIN = U65993TG2006PTC049309

Company & Directors' Information:- U T AGENCY PVT. LTD. [Active] CIN = U45203WB1991PTC052617

Company & Directors' Information:- M M HOLDINGS PVT LTD [Active] CIN = U70109WB1993PTC058147

Company & Directors' Information:- A. N. TRADING PRIVATE LIMITED [Active] CIN = U51900DL2019PTC359069

Company & Directors' Information:- D J HOLDINGS PRIVATE LIMITED [Active] CIN = U67120MH1992PTC067448

Company & Directors' Information:- L G H TRADING PRIVATE LIMITED [Active] CIN = U52100MH2009PTC196493

Company & Directors' Information:- G K TRADING PVT LTD [Active] CIN = U51109WB1990PTC048559

Company & Directors' Information:- R S M P HOLDINGS PRIVATE LIMITED [Active] CIN = U67190MH1995PTC088443

Company & Directors' Information:- S P R TRADING PRIVATE LIMITED [Converted to LLP] CIN = U18109DL1995PTC071372

Company & Directors' Information:- S N R TRADING COMPANY PVT. LTD. [Active] CIN = U51909WB1986PTC041568

Company & Directors' Information:- L. S. G. TRADING PRIVATE LIMITED [Strike Off] CIN = U51900MH1994PTC079829

Company & Directors' Information:- V A G HOLDINGS PRIVATE LIMITED [Active] CIN = U74899DL1994PTC057817

Company & Directors' Information:- G B BUSINESS LIMITED [Active] CIN = U51109WB1983PLC036744

Company & Directors' Information:- H C TRADING PRIVATE LIMITED [Active] CIN = U51909WB1997PTC085250

Company & Directors' Information:- H T C TRADING PVT. LTD. [Active] CIN = U51433WB1990PTC049243

Company & Directors' Information:- R P BUSINESS PRIVATE LIMITED [Active] CIN = U74210AS2000PTC006302

Company & Directors' Information:- P P S TRADING COMPANY PRIVATE LIMITED [Amalgamated] CIN = U29120GJ1997PTC032617

Company & Directors' Information:- K E HOLDINGS PRIVATE LIMITED [Active] CIN = U70101TN2013PTC089953

Company & Directors' Information:- S N M BUSINESS PRIVATE LIMITED [Active] CIN = U51109WB1997PTC085308

Company & Directors' Information:- P R S BUSINESS PVT LTD [Active] CIN = U63090WB1992PTC056995

Company & Directors' Information:- IN TRADING PRIVATE LIMITED [Active] CIN = U51399DL2003PTC119199

Company & Directors' Information:- D M TRADING PVT LTD [Active] CIN = U51909WB1986PTC040744

Company & Directors' Information:- B H TRADING PRIVATE LIMITED [Active] CIN = U51909MH2005PTC151768

Company & Directors' Information:- M T TRADING COMPANY PVT LTD [Amalgamated] CIN = U52110WB1991PTC051822

Company & Directors' Information:- S K H AGENCY PRIVATE LIMITED [Active] CIN = U52390TG2013PTC085384

Company & Directors' Information:- K C HOLDINGS PRIVATE LIMITED [Active] CIN = U65990MH1981PTC024688

Company & Directors' Information:- A TO Z HOLDINGS PRIVATE LIMITED [Active] CIN = U74899DL1987PTC028294

Company & Directors' Information:- V R HOLDINGS PRIVATE LIMITED [Active] CIN = U70102KA2009PTC051724

Company & Directors' Information:- J K TRADING COMPANY PRIVATE LIMITED [Active] CIN = U51432AS2001PTC006676

Company & Directors' Information:- M L B BUSINESS PRIVATE LIMITED [Active] CIN = U51109WB2000PTC091878

Company & Directors' Information:- H F TRADING PRIVATE LIMITED [Active] CIN = U51101MP2013PTC031441

Company & Directors' Information:- J B HOLDINGS LIMITED [Strike Off] CIN = U91110ML1995PLC004396

Company & Directors' Information:- K L TRADING COMPANY PRIVATE LIMITED [Active] CIN = U74899DL1989PTC035081

Company & Directors' Information:- K T TRADING COMPANY PRIVATE LIMITED [Active] CIN = U29265MH1954PTC009417

Company & Directors' Information:- J F C BUSINESS LTD [Active] CIN = U17125WB1990PLC048495

Company & Directors' Information:- P G T HOLDINGS LIMITED [Strike Off] CIN = U74899DL1994PLC057886

Company & Directors' Information:- S M HOLDINGS PRIVATE LIMITED [Active] CIN = U65990MH2011PTC225004

Company & Directors' Information:- M S R HOLDINGS LIMITED [Active] CIN = U85110KA1995PLC018599

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

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

Company & Directors' Information:- A TO Z BUSINESS (INDIA) PRIVATE LIMITED [Under Process of Striking Off] CIN = U51909TZ2008PTC014261

Company & Directors' Information:- V N C A HOLDINGS PRIVATE LIMITED [Active] CIN = U74999TN2011PTC081684

Company & Directors' Information:- S C HOLDINGS PRIVATE LIMITED [Strike Off] CIN = U74899DL1986PTC025017

Company & Directors' Information:- T S P M TRADING COMPANY PRIVATE LIMITED [Strike Off] CIN = U15400TN2009PTC070424

Company & Directors' Information:- S V BUSINESS PVT LTD [Active] CIN = U27310WB1984PTC038146

Company & Directors' Information:- L M TRADING COMPANY PVT LTD [Active] CIN = U24232WB1986PTC040212

Company & Directors' Information:- S G HOLDINGS PVT LTD [Active] CIN = U70109WB1986PTC040839

Company & Directors' Information:- R R BUSINESS PRIVATE LIMITED [Active] CIN = U74999WB2007PTC176588

Company & Directors' Information:- S R S TRADING & HOLDINGS PVT LTD [Active] CIN = U51109WB1989PTC047957

Company & Directors' Information:- N E TRADING COMPANY LIMITED [Active] CIN = U51909ML2000PLC006095

Company & Directors' Information:- W W TRADING PRIVATE LIMITED [Active] CIN = U51909MH2003PTC140832

Company & Directors' Information:- M R BUSINESS PRIVATE LIMITED [Active] CIN = U51109WB1994PTC064165

Company & Directors' Information:- K C A HOLDINGS PRIVATE LIMITED [Active] CIN = U74899DL1995PTC066204

Company & Directors' Information:- J S TRADING COMPANY PVT LTD [Active] CIN = U51909WB1992PTC057003

Company & Directors' Information:- S B H TRADING COMPANY PRIVATE LIMITED [Active] CIN = U52339KA2008PTC045790

Company & Directors' Information:- H P HOLDINGS LIMITED [Strike Off] CIN = U67120HP1997PLC019474

Company & Directors' Information:- J C BUSINESS PRIVATE LIMITED [Active] CIN = U55101AS2009PTC008974

Company & Directors' Information:- M L TRADING COMPANY PVT LTD [Strike Off] CIN = U52110WB1988PTC044086

Company & Directors' Information:- D & B BUSINESS PRIVATE LIMITED [Active] CIN = U51909PB2010PTC033901

Company & Directors' Information:- UNITED HOLDINGS PRIVATE LIMITED [Amalgamated] CIN = U51109UP1948PTC005498

Company & Directors' Information:- S B J TRADING (INDIA) PRIVATE LIMITED [Active] CIN = U51900MH2005PTC158498

Company & Directors' Information:- K L N HOLDINGS PRIVATE LIMITED [Active] CIN = U65990TG1986PTC006344

Company & Directors' Information:- M R HOLDINGS LIMITED [Active] CIN = U67120MH1978PLC020559

Company & Directors' Information:- J T HOLDINGS PRIVATE LIMITED [Active] CIN = U67120MH1979PTC021585

Company & Directors' Information:- M N TRADING COMPANY PRIVATE LIMITED [Active] CIN = U51505MH2004PTC146652

Company & Directors' Information:- J C R TRADING PVT LTD [Active] CIN = U51909KL1990PTC005614

Company & Directors' Information:- V G K TRADING PRIVATE LIMITED [Active] CIN = U52100KL1997PTC011691

Company & Directors' Information:- S D R TRADING PRIVATE LIMITED [Active] CIN = U51109DL2009PTC188954

Company & Directors' Information:- P N S BUSINESS PRIVATE LIMITED [Active] CIN = U74140WB2005PTC101643

Company & Directors' Information:- G L TRADING CO. PRIVATE LIMITED [Active] CIN = U51219WB1998PTC086558

Company & Directors' Information:- L J TRADING PRIVATE LIMITED [Active] CIN = U51909UP2007PTC045996

Company & Directors' Information:- H K R HOLDINGS PRIVATE LIMITED [Active] CIN = U74899DL1982PTC013032

Company & Directors' Information:- C AND D TRADING COMPANY PRIVATE LIMITED [Strike Off] CIN = U51900MH1981PTC025335

Company & Directors' Information:- R J HOLDINGS PRIVATE LIMITED [Active] CIN = U74899DL1982PTC013033

Company & Directors' Information:- K D R HOLDINGS PRIVATE LIMITED [Active] CIN = U74899DL1982PTC013034

Company & Directors' Information:- P D R HOLDINGS PVT LTD [Amalgamated] CIN = U67120WB1996PTC077248

Company & Directors' Information:- W A HOLDINGS PRIVATE LIMITED [Active] CIN = U65993DL1997PTC084687

Company & Directors' Information:- W D HOLDINGS PRIVATE LIMITED [Active] CIN = U65993DL1997PTC084667

Company & Directors' Information:- UNITED BUSINESS PVT LTD [Amalgamated] CIN = U70109WB1990PTC049354

Company & Directors' Information:- Y V TRADING PRIVATE LIMITED [Strike Off] CIN = U29113MH2006PTC159994

Company & Directors' Information:- A K HOLDINGS PRIVATE LIMITED [Active] CIN = U74899UP1986PTC037306

Company & Directors' Information:- J R D HOLDINGS PRIVATE LIMITED [Active] CIN = U74899DL1994PTC059769

Company & Directors' Information:- C S HOLDINGS PRIVATE LIMITED [Strike Off] CIN = U85110KA1995PTC018441

Company & Directors' Information:- R A HOLDINGS LIMITED [Strike Off] CIN = U17119GJ1986PLC037333

Company & Directors' Information:- W. M. F. HOLDINGS PRIVATE LIMITED [Active] CIN = U70101CT2011PTC022482

Company & Directors' Information:- A V HOLDINGS PVT LTD [Active] CIN = U51109WB1992PTC054035

Company & Directors' Information:- M S BUSINESS PRIVATE LIMITED [Active] CIN = U51909MH1997PTC111137

Company & Directors' Information:- K B R HOLDINGS PRIVATE LIMITED [Active] CIN = U67120TG1998PTC030518

Company & Directors' Information:- E K HOLDINGS PRIVATE LIMITED [Active] CIN = U74899DL1990PTC040323

Company & Directors' Information:- N R HOLDINGS PVT LTD [Strike Off] CIN = U67120WB1993PTC060077

Company & Directors' Information:- R U TRADING PRIVATE LIMITED [Active] CIN = U52390WB2009PTC136748

Company & Directors' Information:- B P A HOLDINGS PVT LTD [Strike Off] CIN = U74990DL1982PTC013326

Company & Directors' Information:- V V HOLDINGS PRIVATE LIMITED [Active] CIN = U74899DL1994PTC060480

Company & Directors' Information:- P AND CO TRADING INDIA PRIVATE LIMITED [Strike Off] CIN = U18101KL1999PTC013423

Company & Directors' Information:- J S B BUSINESS PVT LTD [Active] CIN = U27109WB1996PTC078319

Company & Directors' Information:- D D B HOLDINGS PVT LTD [Strike Off] CIN = U67120WB1992PTC055592

Company & Directors' Information:- M D HOLDINGS PRIVATE LIMITED [Active] CIN = U67120DL2001PTC111221

Company & Directors' Information:- P A T TRADING PRIVATE LIMITED [Active] CIN = U52190WB2009PTC137537

Company & Directors' Information:- V H A HOLDINGS PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U65993DL2003PTC120147

Company & Directors' Information:- K E F HOLDINGS LTD [Amalgamated] CIN = U67120WB1988PLC045280

Company & Directors' Information:- A P HOLDINGS PVT LTD [Active] CIN = U65993PN1981PTC025915

Company & Directors' Information:- N. R. HOLDINGS PRIVATE LIMITED [Active] CIN = U67120MH1993PTC140612

Company & Directors' Information:- R N K TRADING CO. PRIVATE LIMITED [Active] CIN = U45202PB2006PTC029721

Company & Directors' Information:- M B HOLDINGS LTD. [Not available for efiling] CIN = U70109WB1986PLC041226

Company & Directors' Information:- D. N. TRADING PRIVATE LIMITED [Strike Off] CIN = U52390WB2009PTC138180

Company & Directors' Information:- K M HOLDINGS PRIVATE LIMITED [Active] CIN = U74899DL1995PTC064343

Company & Directors' Information:- U AND I TRADING PRIVATE LIMITED [Strike Off] CIN = U52399DL1989PTC035654

Company & Directors' Information:- J V TRADING PRIVATE LIMITED [Strike Off] CIN = U51909DL2005PTC132481

Company & Directors' Information:- K R L TRADING PRIVATE LIMITED [Active] CIN = U51109WB2008PTC128889

Company & Directors' Information:- K P TRADING & COMPANY PRIVATE LIMITED [Active] CIN = U51503AN2012PTC000169

Company & Directors' Information:- A V S BUSINESS PRIVATE LIMITED [Strike Off] CIN = U31908UP2010PTC040437

Company & Directors' Information:- V. S. L. TRADING PRIVATE LIMITED [Active] CIN = U51909WB2009PTC139374

Company & Directors' Information:- A J TRADING PVT LTD [Active] CIN = U51491WB1988PTC045107

Company & Directors' Information:- A S H HOLDINGS PRIVATE LIMITED [Active] CIN = U74899DL2004PTC125403

Company & Directors' Information:- C R TRADING CO LTD [Under Process of Striking Off] CIN = U65993WB1980PLC032526

Company & Directors' Information:- C M HOLDINGS PVT LTD [Strike Off] CIN = U45203WB1986PTC041627

Company & Directors' Information:- S V S TRADING INDIA PRIVATE LIMITED [Strike Off] CIN = U15549TN2001PTC047343

Company & Directors' Information:- A AND P TRADING COMPANY PVT LTD [Strike Off] CIN = U52100KL1990PTC005630

Company & Directors' Information:- D B P TRADING PRIVATE LIMITED [Active] CIN = U52390GJ2010PTC060765

Company & Directors' Information:- A K TRADING COMPANY PRIVATE LIMITED [Active] CIN = U51392CH1995PTC016355

Company & Directors' Information:- G R B TRADING PRIVATE LIMITED [Active] CIN = U15142KA1998PTC023508

Company & Directors' Information:- STAR COMPANY LIMITED [Strike Off] CIN = U67120WB1927PLC005620

Company & Directors' Information:- R K AND F TRADING PRIVATE LIMITED [Active] CIN = U74999WB2020PTC239455

Company & Directors' Information:- M H HOLDINGS PRIVATE LIMITED [Active] CIN = U74899DL1995PTC067392

Company & Directors' Information:- S B TRADING PVT LTD [Under Liquidation] CIN = U10200WB1985PTC038857

Company & Directors' Information:- I K HOLDINGS LTD [Strike Off] CIN = U70101WB1951PLC019703

Company & Directors' Information:- C & R HOLDINGS PVT. LTD. [Active] CIN = U65929WB1991PTC051376

Company & Directors' Information:- N D T HOUSE (INDIA) PRIVATE LIMITED [Strike Off] CIN = U33110MH2000PTC126194

Company & Directors' Information:- T S TRADING PRIVATE LIMITED [Active] CIN = U28910DL2001PTC109621

Company & Directors' Information:- A C BUSINESS PRIVATE LIMITED [Strike Off] CIN = U45208MH2009PTC197088

Company & Directors' Information:- K G HOLDINGS PVT LTD [Active] CIN = U65929WB1987PTC042868

Company & Directors' Information:- B & T HOLDINGS PRIVATE LIMITED [Active] CIN = U74920DL2007PTC171796

Company & Directors' Information:- T J F TRADING PRIVATE LIMITED [Under Process of Striking Off] CIN = U52190KL2010PTC025848

Company & Directors' Information:- R N S TRADING PRIVATE LIMITED [Active] CIN = U52300MH2009PTC194233

Company & Directors' Information:- A. C. TRADING PRIVATE LIMITED [Converted to LLP] CIN = U51909WB2011PTC163103

Company & Directors' Information:- V K BUSINESS PVT LTD [Active] CIN = U21012WB1996PTC079121

Company & Directors' Information:- H D HOLDINGS PVT LTD [Amalgamated] CIN = U51109WB1991PTC051415

Company & Directors' Information:- N AND N HOLDINGS PRIVATE LIMITED [Active] CIN = U74899DL1990PTC040846

Company & Directors' Information:- V S M TRADING PRIVATE LIMITED [Active] CIN = U51909DL2005PTC133777

Company & Directors' Information:- ON THE HOUSE PRIVATE LIMITED [Active] CIN = U70101WB2000PTC091842

Company & Directors' Information:- L. R. A. TRADING PRIVATE LIMITED [Under Process of Striking Off] CIN = U51109DL2010PTC202451

Company & Directors' Information:- L. B. L. TRADING PRIVATE LIMITED [Strike Off] CIN = U74140DL2010PTC202203

Company & Directors' Information:- S H A M TRADING PRIVATE LIMITED [Strike Off] CIN = U51420MH2001PTC131774

Company & Directors' Information:- M P HOLDINGS PRIVATE LIMITED [Under Process of Striking Off] CIN = U67120DL1997PTC088350

Company & Directors' Information:- F B TRADING PVT LTD [Active] CIN = U65921WB1988PTC045315

Company & Directors' Information:- O M AGENCY PRIVATE LIMITED [Active] CIN = U52321TN1961PTC004668

Company & Directors' Information:- K. R. B. TRADING PRIVATE LIMITED [Active] CIN = U51101UP2010PTC040779

Company & Directors' Information:- A M BUSINESS & TRADING PVT LTD [Dissolved] CIN = U27209WB1983PTC036464

Company & Directors' Information:- S P A BUSINESS PVT LTD [Strike Off] CIN = U29296WB1990PTC050043

Company & Directors' Information:- B P HOLDINGS PRIVATE LIMITED [Active] CIN = U74899DL1989PTC038274

Company & Directors' Information:- S M AGENCY PVT LTD [Active] CIN = U51109WB1964PTC026129

Company & Directors' Information:- TRADING HOUSE LTD [Strike Off] CIN = U51311WB1946PLC013771

Company & Directors' Information:- M Y TRADING COMPANY PRIVATE LIMITED [Strike Off] CIN = U16008UP1997PTC022161

Company & Directors' Information:- C M TRADING CO PVT LTD [Amalgamated] CIN = U51909WB1982PTC034578

Company & Directors' Information:- K P R HOLDINGS PRIVATE LIMITED [Active] CIN = U74900TZ2011PTC017467

Company & Directors' Information:- C D HOUSE INDIA PRIVATE LIMITED [Strike Off] CIN = U74899DL1995PTC068483

Company & Directors' Information:- M G K TRADING HOUSE PRIVATE LIMITED [Active] CIN = U14219TN2004PTC053544

Company & Directors' Information:- EMIRATES TRADING PRIVATE LIMITED [Strike Off] CIN = U51391TN2000PTC046084

Company & Directors' Information:- A D BUSINESS PRIVATE LIMITED [Active] CIN = U74900MH2008PTC178245

Company & Directors' Information:- U AND V HOLDINGS PRIVATE LIMITED [Strike Off] CIN = U65999TN2005PTC057659

Company & Directors' Information:- A V R BUSINESS PRIVATE LIMITED [Active] CIN = U74992UP2008PTC034629

Company & Directors' Information:- L N TRADING CO PVT LTD [Active] CIN = U29303WB1954PTC021587

Company & Directors' Information:- S M S R TRADING PRIVATE LIMITED [Strike Off] CIN = U51909WB2015PTC206593

Company & Directors' Information:- B AND B HOLDINGS PRIVATE LIMITED [Active] CIN = U70101AS1999PTC005674

Company & Directors' Information:- M. G. HOLDINGS PRIVATE LIMITED [Strike Off] CIN = U67120DL2010PTC198226

Company & Directors' Information:- C K BUSINESS PRIVATE LIMITED [Under Process of Striking Off] CIN = U51399DL2003PTC118289

Company & Directors' Information:- D G HOLDINGS PRIVATE LIMITED [Active] CIN = U65110DL1998PTC094466

Company & Directors' Information:- I R HOLDINGS PRIVATE LIMITED [Strike Off] CIN = U74120DL2008PTC185743

Company & Directors' Information:- S I HOLDINGS PRIVATE LIMITED [Strike Off] CIN = U74120DL2008PTC186043

Company & Directors' Information:- R N D TRADING COMPANY PRIVATE LIMITED [Strike Off] CIN = U51109DL2001PTC111762

Company & Directors' Information:- C AND D BUSINESS INDIA PRIVATE LIMITED [Strike Off] CIN = U52300KA2010PTC053211

Company & Directors' Information:- C J G HOLDINGS INDIA PRIVATE LIMITED [Active] CIN = U70101KL2010PTC038559

Company & Directors' Information:- F J TRADING PRIVATE LIMITED [Active] CIN = U74999TG2020PTC142069

Company & Directors' Information:- N N HOLDINGS PVT LTD [Strike Off] CIN = U65999WB1990PTC048493

Company & Directors' Information:- O M K HOLDINGS PVT LTD [Strike Off] CIN = U67120WB1995PTC072914

Company & Directors' Information:- M K HOLDINGS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U65993TN1996PTC036985

Company & Directors' Information:- STAR HOLDINGS PRIVATE LIMITED [Strike Off] CIN = U99999MH1971PTC015278

Company & Directors' Information:- K I HOLDINGS PVT LTD [Strike Off] CIN = U67120MH1981PTC024069

Company & Directors' Information:- B N S TRADING PRIVATE LIMITED [Strike Off] CIN = U20299KA2006PTC039202

Company & Directors' Information:- D R HOLDINGS PRIVATE LIMITED [Active] CIN = U65993DL1982PTC013031

Company & Directors' Information:- K J TRADING CO PVT LTD [Strike Off] CIN = U52341KL1974PTC002616

Company & Directors' Information:- R R HOLDINGS PRIVATE LIMITED [Active] CIN = U74899DL1983PTC017127

Company & Directors' Information:- G J HOLDINGS PVT LTD [Not available for efiling] CIN = U65993PB1985PTC006327

Company & Directors' Information:- A D TRADING PRIVATE LIMITED [Active] CIN = U51909DL2002PTC114529

Company & Directors' Information:- U S TRADING PRIVATE LIMITED [Under Process of Striking Off] CIN = U65993MH2000PTC129562

Company & Directors' Information:- M G L HOLDINGS PRIVATE LIMITED [Active] CIN = U65993TN1994PTC029354

Company & Directors' Information:- T. B. TRADING LIMITED [Converted to LLP] CIN = U51909WB2017PLC220095

Company & Directors' Information:- F D M TRADING INDIA PRIVATE LIMITED [Active] CIN = U74899DL1994PTC059248

Company & Directors' Information:- H. H. HOUSE PRIVATE LIMITED [Converted to LLP] CIN = U45201DL1981PTC012646

Company & Directors' Information:- K V R HOLDINGS PRIVATE LIMITED [Active] CIN = U65191KA2012PTC063353

Company & Directors' Information:- N R TRADING CO PVT LTD [Active] CIN = U51909WB1985PTC039045

Company & Directors' Information:- R N M HOLDINGS P LTD. [Active] CIN = U65921WB1990PTC050174

Company & Directors' Information:- M D HOLDINGS PVT LTD [Strike Off] CIN = U67120CH1983PTC005399

Company & Directors' Information:- M K H TRADING PRIVATE LIMITED [Strike Off] CIN = U52100KA2011PTC061028

Company & Directors' Information:- R V HOLDINGS PRIVATE LIMITED [Strike Off] CIN = U74899DL1989PTC036577

Company & Directors' Information:- G S B TRADING PRIVATE LIMITED [Strike Off] CIN = U52110TG1979PTC002524

Company & Directors' Information:- B J HOLDINGS PRIVATE LIMITED [Active] CIN = U67120MH1982PTC028820

Company & Directors' Information:- C N TRADING PRIVATE LIMITED [Active] CIN = U91200UP1998PTC023690

Company & Directors' Information:- C P M TRADING COMPANY PVT LTD [Active] CIN = U51909KL1992PTC006517

Company & Directors' Information:- S R TRADING PRIVATE LIMITED [Under Process of Striking Off] CIN = U74899DL1996PTC082994

Company & Directors' Information:- R S HOLDINGS PVT LTD [Active] CIN = U70109WB1986PTC040255

Company & Directors' Information:- G R AGENCY LTD [Strike Off] CIN = U51109WB1951PLC019409

Company & Directors' Information:- A D HOLDINGS PVT LTD [Strike Off] CIN = U65993WB1976PTC030525

Company & Directors' Information:- S P HOLDINGS PVT LTD [Strike Off] CIN = U65993WB1988PTC044540

Company & Directors' Information:- R A HOLDINGS PVT LTD [Strike Off] CIN = U70200WB1986PTC040138

Company & Directors' Information:- THE INDIA TRADING CORPORATION PVT LTD [Strike Off] CIN = U51900WB1930PTC018891

Company & Directors' Information:- A HOLDINGS PVT LTD [Strike Off] CIN = U70101WB1962PTC025617

Company & Directors' Information:- B I HOLDINGS PVT LTD [Strike Off] CIN = U65922WB1988PTC043690

Company & Directors' Information:- P N C TRADING CO PVT LTD [Active] CIN = U74999WB1961PTC025286

Company & Directors' Information:- M C B HOUSE PRIVATE LIMITED [Active] CIN = U52335DL1999PTC099967

Company & Directors' Information:- BUSINESS CORPN PRIVATE LIMITED [Strike Off] CIN = U15429UP1945PTC001335

Company & Directors' Information:- G T E TRADING COMPANY PRIVATE LIMITED [Strike Off] CIN = U52203CH1996PTC018873

Company & Directors' Information:- A. L. A TRADING PRIVATE LIMITED [Active] CIN = U51909WB2010PTC145269

Company & Directors' Information:- S V G S TRADING PRIVATE LIMITED [Strike Off] CIN = U51432TN2006PTC059766

Company & Directors' Information:- E TO E HOLDINGS INDIA PRIVATE LIMITED [Active] CIN = U65999KA2008PTC047780

Company & Directors' Information:- S N Q S AGENCY PRIVATE LIMITED [Active] CIN = U52110TZ1999PTC008761

Company & Directors' Information:- P J M TRADING (INDIA) PRIVATE LIMITED [Active] CIN = U51900MH2005PTC158475

Company & Directors' Information:- A & N AGENCY PRIVATE LIMITED [Under Process of Striking Off] CIN = U51909TN2003PTC052088

Company & Directors' Information:- A E AGENCY PRIVATE LIMITED [Active] CIN = U65993TN2000PTC044931

Company & Directors' Information:- M A HOLDINGS PRIVATE LIMITED [Active] CIN = U26106UP2003PTC027990

Company & Directors' Information:- UNITED TRADING AGENCY PVT LTD [Strike Off] CIN = U51109WB1987PTC015259

Company & Directors' Information:- S R W AGENCY PRIVATE LIMITED [Active] CIN = U52190WB2011PTC160006

Company & Directors' Information:- K P TRADING CO PVT LTD [Active] CIN = U51909WB1980PTC032804

Company & Directors' Information:- S A N I L TRADING PRIVATE LIMITED [Strike Off] CIN = U51909WB2003PTC096166

Company & Directors' Information:- M M BUSINESS PVT LTD [Strike Off] CIN = U51909WB2005PTC106884

Company & Directors' Information:- L K BUSINESS PVT LTD [Active] CIN = U45202WB1985PTC038604

Company & Directors' Information:- M V TRADING COMPANY PRIVATE LIMITED [Strike Off] CIN = U51229CH1995PTC016293

Company & Directors' Information:- J P TRADING PVT LTD [Strike Off] CIN = U74899DL1978PTC008976

Company & Directors' Information:- K L AGENCY PRIVATE LIMITED [Strike Off] CIN = U74899DL1992PTC050493

Company & Directors' Information:- G L HOLDINGS PRIVATE LIMITED [Dormant under section 455] CIN = U74996KA2008PTC044867

Company & Directors' Information:- S B T AGENCY PVT LTD [Strike Off] CIN = U51103WB1965PTC026347

Company & Directors' Information:- U AND I TRADING COMPANY PRIVATE LIMITED [Strike Off] CIN = U51109DL1982PTC013848

Company & Directors' Information:- D S TRADING PRIVATE LIMITED [Strike Off] CIN = U74950MH1997PTC106883

Company & Directors' Information:- STAR T V PRIVATE LIMITED [Strike Off] CIN = U51395UP1985PTC007023

Company & Directors' Information:- A N M TRADING PRIVATE LIMITED [Active] CIN = U36999MH2000PTC124380

Company & Directors' Information:- A AND M HOLDINGS PRIVATE LIMITED [Strike Off] CIN = U67190TG1995PTC021464

Company & Directors' Information:- K V S HOLDINGS PVT LTD [Strike Off] CIN = U65993WB1993PTC060850

Company & Directors' Information:- V K HOLDINGS PRIVATE LTD [Strike Off] CIN = U27924DL1987PTC027924

Company & Directors' Information:- STAR TRADING CO PVT LTD [Active] CIN = U51504MH1942PTC003535

Company & Directors' Information:- Q AND A HOLDINGS PRIVATE LIMITED [Strike Off] CIN = U67120MH2000PTC127319

Company & Directors' Information:- S K HOLDINGS PVT. LTD [Strike Off] CIN = U99999UP1988PTC010231

Company & Directors' Information:- STAR OF INDIA LIMITED. [Strike Off] CIN = U99999CH1946PLC001119

Company & Directors' Information:- A K HOUSE PRIVATE LIMITED [Strike Off] CIN = U70109WB1953PTC021083

Company & Directors' Information:- V A HOLDINGS PVT LTD [Strike Off] CIN = U67120KL1986PTC004442

Company & Directors' Information:- R. K. B. L. TRADING CO. PRIVATE LIMITED [Strike Off] CIN = U51498UP2008PTC035444

Company & Directors' Information:- P S F TRADING PRIVATE LIMITED [Active] CIN = U70100MH2001PTC132895

Company & Directors' Information:- H G TRADING COMPANY PRIVATE LIMITED [Strike Off] CIN = U51909DL2005PTC142359

Company & Directors' Information:- V U TRADING PRIVATE LIMITED [Converted to LLP] CIN = U51909MH2005PTC154698

Company & Directors' Information:- LAWS OF INDIA PRIVATE LIMITED [Strike Off] CIN = U74999TN1947PTC003588

Company & Directors' Information:- S R HOLDINGS PRIVATE LIMITED [Strike Off] CIN = U65993TN1980PTC008388

Company & Directors' Information:- F. N. TRADING COMPANY PRIVATE LIMITED [Strike Off] CIN = U52520TG1997PTC026240

Company & Directors' Information:- C L BUSINESS PRIVATE LIMITED [Active] CIN = U93000WB2014PTC202032

Company & Directors' Information:- M T R HOLDINGS PRIVATE LIMITED [Active] CIN = U67110KA2007PTC042600

Company & Directors' Information:- T C E TRADING PRIVATE LIMITED [Strike Off] CIN = U51909MN2014PTC008375

Company & Directors' Information:- A N BUSINESS TRADING PRIVATE LIMITED [Active] CIN = U51393ML2014PTC008562

Company & Directors' Information:- A. P. V. BUSINESS PRIVATE LIMITED [Strike Off] CIN = U14299RJ2017PTC058759

Company & Directors' Information:- S R BUSINESS HOUSE PRIVATE LIMITED [Active] CIN = U51909RJ2016PTC049574

Company & Directors' Information:- C M S TRADING PRIVATE LIMITED [Strike Off] CIN = U52100TN2010PTC075065

Company & Directors' Information:- N S M TRADING COMPANY PRIVATE LIMITED [Active] CIN = U52100TN2013PTC093966

Company & Directors' Information:- A R TRADING HOUSE PRIVATE LIMITED [Active] CIN = U51432TN2004PTC053955

Company & Directors' Information:- S B M AGENCY PRIVATE LIMITED [Active] CIN = U51504TN2004PTC052953

Company & Directors' Information:- E W TRADING PRIVATE LIMITED [Strike Off] CIN = U51900TN2009PTC072688

Company & Directors' Information:- A. S. STAR PRIVATE LIMITED [Active] CIN = U74999RJ2016PTC056637

Company & Directors' Information:- A L R TRADING PRIVATE LIMITED [Active] CIN = U52100MH2011PTC217069

Company & Directors' Information:- 7 STAR TRADING PRIVATE LIMITED [Strike Off] CIN = U52100MH2015PTC266141

Company & Directors' Information:- A. M. M. TRADING PRIVATE LIMITED [Active] CIN = U52190MH2009PTC192160

Company & Directors' Information:- O & B TRADING COMPANY PRIVATE LIMITED [Strike Off] CIN = U52399MH2009PTC191669

Company & Directors' Information:- C S A HOLDINGS PRIVATE LIMITED [Strike Off] CIN = U65990MH1995PTC092555

Company & Directors' Information:- S D D TRADING PRIVATE LIMITED [Active] CIN = U51101MH2011PTC216846

Company & Directors' Information:- M & N TRADING PRIVATE LIMITED [Strike Off] CIN = U51101MH2012PTC226366

Company & Directors' Information:- C 3 TRADING PRIVATE LIMITED [Strike Off] CIN = U51101MH2013PTC239343

Company & Directors' Information:- H. R. TRADING CO PRIVATE LIMITED [Strike Off] CIN = U51900MH2008PTC187303

Company & Directors' Information:- K N Z HOLDINGS PRIVATE LIMITED [Strike Off] CIN = U67120MH1998PTC117331

Company & Directors' Information:- S H HOLDINGS PRIVATE LIMITED [Active] CIN = U67120MH2001PTC131041

Company & Directors' Information:- N M P M TRADING PRIVATE LIMITED [Strike Off] CIN = U67190MH2011PTC223812

Company & Directors' Information:- I S K TRADING COMPANY PRIVATE LIMITED [Strike Off] CIN = U51102MH2005PTC156676

Company & Directors' Information:- R T TRADING COMPANY PRIVATE LIMITED [Strike Off] CIN = U51909MH2004PTC144712

Company & Directors' Information:- A F TRADING PRIVATE LIMITED [Active] CIN = U51909MH2004PTC145877

Company & Directors' Information:- B A TRADING COMPANY PVT LIMITED [Strike Off] CIN = U51909MH2005PTC157017

Company & Directors' Information:- M G S H TRADING PRIVATE LIMITED [Strike Off] CIN = U51909MH2010PTC202602

Company & Directors' Information:- J V B BUSINESS PRIVATE LIMITED [Active] CIN = U74999MH2016PTC282145

Company & Directors' Information:- T R S TRADING PRIVATE LIMITED [Strike Off] CIN = U51909TN2005PTC057425

Company & Directors' Information:- U & C BUSINESS CORPORATION PRIVATE LIMITED [Strike Off] CIN = U51909TG2014PTC095129

Company & Directors' Information:- D L HOLDINGS PRIVATE LIMITED [Strike Off] CIN = U67100TN2012PTC083929

Company & Directors' Information:- P C T HOLDINGS PRIVATE LIMITED [Active] CIN = U70101TZ2004PTC010971

Company & Directors' Information:- V V G TRADING COMPANY PRIVATE LIMITED [Active] CIN = U51101UP2013PTC055642

Company & Directors' Information:- F & S TRADING PRIVATE LIMITED [Active] CIN = U51101UP2016PTC076033

Company & Directors' Information:- A R M G BUSINESS PRIVATE LIMITED [Strike Off] CIN = U51909UP2013PTC055405

Company & Directors' Information:- S P P TRADING PRIVATE LIMITED [Strike Off] CIN = U72900TN2011PTC081006

Company & Directors' Information:- M J P HOLDINGS PRIVATE LIMITED [Active] CIN = U74900TG2015PTC098835

Company & Directors' Information:- C J TRADING PRIVATE LIMITED [Active] CIN = U74999UP2011PTC047020

Company & Directors' Information:- U K BUSINESS PRIVATE LIMITED [Active] CIN = U74999UP2016PTC086597

Company & Directors' Information:- P D TRADING COMPANY PVT LTD [Active] CIN = U51101WB1988PTC045612

Company & Directors' Information:- G R B S TRADING PRIVATE LIMITED [Strike Off] CIN = U51101WB2013PTC195208

Company & Directors' Information:- M P S AGENCY PVT LTD [Active] CIN = U51109WB1998PTC088149

Company & Directors' Information:- L D TRADING (INDIA) PVT LTD [Active] CIN = U51909WB1977PTC031291

Company & Directors' Information:- P H HOLDINGS PVT LTD [Active] CIN = U67120WB1985PTC039369

Company & Directors' Information:- J D S HOLDINGS PRIVATE LIMITED [Active] CIN = U65993DL1993PTC053637

Company & Directors' Information:- M R S HOLDINGS PRIVATE LIMITED [Strike Off] CIN = U67120DL2001PTC113197

Company & Directors' Information:- N V TRADING COMPANY PRIVATE LIMITED [Active] CIN = U74899DL1989PTC038507

Company & Directors' Information:- A V N TRADING PRIVATE LIMITED [Active] CIN = U74899DL1993PTC055186

Company & Directors' Information:- A T TRADING COMPANY PRIVATE LIMITED [Strike Off] CIN = U51909DL2003PTC120282

Company & Directors' Information:- R S O TRADING COMPANY PVT LTD [Strike Off] CIN = U51909DL2001PTC111180

Company & Directors' Information:- S K K TRADING PRIVATE LIMITED [Strike Off] CIN = U51909DL2004PTC129251

Company & Directors' Information:- D H TRADING PRIVATE LIMITED [Strike Off] CIN = U51909DL2009PTC193683

Company & Directors' Information:- N B TRADING COMPANY PRIVATE LIMITED [Strike Off] CIN = U51909DL2010PTC206948

Company & Directors' Information:- A 2 J BUSINESS PRIVATE LIMITED [Active] CIN = U51909DL2014PTC269045

Company & Directors' Information:- STAR O & M PRIVATE LIMITED [Active] CIN = U74999DL2015PTC281303

Company & Directors' Information:- J S M S HOLDINGS PRIVATE LIMITED [Strike Off] CIN = U45201DL2002PTC117110

Company & Directors' Information:- A. G. AGENCY PRIVATE LIMITED [Strike Off] CIN = U51109DL2008PTC186212

Company & Directors' Information:- V P TRADING PRIVATE LIMITED [Strike Off] CIN = U51311DL1998PTC096692

Company & Directors' Information:- R S L TRADING COMPANY PRIVATE LIMITED [Converted to LLP] CIN = U51311DL2002PTC115846

Company & Directors' Information:- V. K. S. TRADING PRIVATE LIMITED [Active] CIN = U51391DL2013PTC253989

Company & Directors' Information:- A B K S TRADING PRIVATE LIMITED [Active] CIN = U51395DL2004PTC124676

Company & Directors' Information:- R. H. M. TRADING PRIVATE LIMITED [Strike Off] CIN = U74900DL2009PTC189283

Company & Directors' Information:- T K TRADING PRIVATE LIMITED [Strike Off] CIN = U52300DL2011PTC224440

Company & Directors' Information:- N & Y TRADING PRIVATE LIMITED [Under Process of Striking Off] CIN = U52590DL2015PTC280124

Company & Directors' Information:- N A TRADING PRIVATE LIMITED [Strike Off] CIN = U85100DL2011PTC218986

Company & Directors' Information:- P & R TRADING PRIVATE LIMITED [Strike Off] CIN = U51909BR2013PTC019940

Company & Directors' Information:- A AND M TRADING CO PVT LTD [Strike Off] CIN = U27109AP1988PTC008440

Company & Directors' Information:- UNITED BUSINESS CORPORATION PRIVATE LIMITED [Active] CIN = U74140MP2013PTC031318

Company & Directors' Information:- R M G HOLDINGS PVT LTD [Active] CIN = U67120MP1987PTC004209

Company & Directors' Information:- B R HOLDINGS PRIVATE LIMITED [Amalgamated] CIN = U74899HR1994PTC064054

Company & Directors' Information:- B B TRADING PRIVATE LIMITED [Strike Off] CIN = U74900HR2014PTC051539

Company & Directors' Information:- P R S HOLDINGS PRIVATE LIMITED [Strike Off] CIN = U67120KA2010PTC052295

Company & Directors' Information:- H D P TRADING PRIVATE LIMITED [Strike Off] CIN = U51101GJ2015PTC084637

Company & Directors' Information:- R K P TRADING COMPANY PRIVATE LIMITED [Active] CIN = U51109GJ2011PTC067760

Company & Directors' Information:- TRADING CORPN PVT LTD [Active] CIN = U67120KL1942PTC001187

Company & Directors' Information:- K. D. STAR PRIVATE LIMITED [Active] CIN = U45201GJ2011PTC067973

Company & Directors' Information:- M AND D HOLDINGS PRIVATE LIMITED [Strike Off] CIN = U67120MH1981PTC025882

Company & Directors' Information:- S N AGENCY PVT LTD [Strike Off] CIN = U66010WB1989PTC047981

Company & Directors' Information:- V AND S AGENCY PRIVATE LTD. [Strike Off] CIN = U74999DL1986PTC025148

Company & Directors' Information:- G O N TRADING PVT. LTD. [Strike Off] CIN = U51909GJ1986PTC008700

Company & Directors' Information:- B D S TRADING PRIVATE LIMITED [Strike Off] CIN = U51909GJ1988PTC010531

Company & Directors' Information:- A T HOLDINGS PRIVATE LIMITED [Under Process of Striking Off] CIN = U74899DL1994PTC057216

Company & Directors' Information:- B C P TRADING COMPANY INDIA PRIVATE LIMITED [Strike Off] CIN = U51109AS1996PTC004917

Company & Directors' Information:- T S V TRADING PRIVATE LIMITED [Strike Off] CIN = U01130DL1997PTC087349

Company & Directors' Information:- J AND S HOLDINGS PVT LTD [Strike Off] CIN = U67120RJ1996PTC012114

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

Company & Directors' Information:- I. D. TRADING PRIVATE LIMITED [Strike Off] CIN = U52100MH2007PTC172346

Company & Directors' Information:- K. M. K. TRADING CO. PRIVATE LIMITED [Strike Off] CIN = U52100MH2007PTC173912

Company & Directors' Information:- J D TRADING COMPANY PRIVATE LIMITED [Strike Off] CIN = U51900MH1965PTC013396

Company & Directors' Information:- G S B D TRADING PRIVATE LIMITED [Strike Off] CIN = U51109MH2008PTC187094

Company & Directors' Information:- E G TRADING PRIVATE LIMITED [Strike Off] CIN = U52520TG2006PTC049739

Company & Directors' Information:- THE UNITED BUSINESS CORPORATION PRIVATE LIMITED [Strike Off] CIN = U99999KA1946PTC001249

Company & Directors' Information:- S K V HOLDINGS PRIVATE LIMITED [Strike Off] CIN = U65993DL1981PTC012910

Company & Directors' Information:- S M K S HOLDINGS PVT LTD [Strike Off] CIN = U45400WB1990PTC048498

Company & Directors' Information:- UNITED TRADING AGENCY INDIA PVT LTD [Strike Off] CIN = U22219WB1947PTC015257

Company & Directors' Information:- C S TRADING CO PVT LTD [Strike Off] CIN = U51311WB1956PTC023150

Company & Directors' Information:- THE UNITED TRADING COMPANY LIMITED [Dissolved] CIN = U52110KA1924PLC000125

Company & Directors' Information:- LAWS OF INDIA PRIVATE LIMITED [Strike Off] CIN = U00093KA1947PTC000504

Company & Directors' Information:- UNITED BUSINESS (INDIA) PRIVATE LIMITED [Dissolved] CIN = U74999KL1943PTC001264

Company & Directors' Information:- UNITED TRADING COMPANY PRIVATE LIMITED [Not available for efiling] CIN = U52599KL1943PTC001265

Company & Directors' Information:- STAR LTD. [Dissolved] CIN = U99999MH1921PTC000957

Company & Directors' Information:- STAR TRADING PRIVATE LIMITED [Not available for efiling] CIN = U99999MH1950PLC009905

Company & Directors' Information:- UNITED AGENCY PRIVATE LIMITED [Not available for efiling] CIN = U99999MH1951PLC010150

Company & Directors' Information:- UNITED HOLDINGS PRIVATE LIMITED [Not available for efiling] CIN = U99999MH1961PLC012101

Company & Directors' Information:- UNITED TRADING COMPANY PRIVATE LIMITED [Strike Off] CIN = U51900MH1970PTC014835

Company & Directors' Information:- EMIRATES [Active] CIN = F06160

    E.P. No. 55 of 2019

    Decided On, 03 June 2020

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MRS. JUSTICE PUSHPA SATHYANARAYANA

    For the Petitioner: Ratnanko Banerji, Senior Counsel, K. Mukund Rao, Advocate. For the Respondents: R2, J. Sivanandaraj, K. Mahendran, R3 & R4, Chandraprabhu, R5, P. Giridharan, R6 to R8 & R10 to R17, Srinath Sridevan, Advocates, R1, Served - No Appearance.



Judgment Text


(Prayer: Petition filed under Order XXI, Rule 46 of the Code of Civil Procedure for attachment and sale of debts and shares as mentioned in the schedule.)

1. This Execution Petition is instituted by Pueblo Holdings Limited, a company incorporated under the laws of Marshall Islands, under Order XXI, Rule 46 of the Code of Civil Procedure (in short, “CPC”) seeking to attach and sell the debts and shares mentioned in the schedule appended to the petition for executing the foreign awards dated 09.04.2017 and 06.08.2017.

2. In other words, by virtue of this petition, the petitioner prayed that the judgment and order of this Court dated 02.11.2018 in O.P.No.416 of 2018, wherein and whereby, this Court held that the foreign awards dated 09.04.2017 and 06.08.2017 passed by a Sole Arbitrator stationed at London on the petition filed by the petitioner herein are enforceable against the assets of Emirates Trading Agency LLC, Dubai, United Arab Emirates/the first respondent herein, under Part II, Chapter 1 of the Arbitration and Conciliation Act, 1996 (“A & C Act”, for the sake of brevity), as the same deemed to be the decrees of this Court pursuant to Section 49 of the A & C Act, be executed under Order XXI, Rule 46 of the CPC.

2.1. It needs no mention that the said petition in O.P.No.416 of 2018 was filed under Sections 44, 47, 48 and 49 of the A & C Act with a prayer to declare the Foreign Awards dated 09.04.2017 and 06.08.2017 published by the arbitral tribunal consisting of the sole arbitrator, Mr.David Farrington be made enforceable as a decree of this Hon’ble Court in terms of Chapter 1, Part II of the A & C Act.

3. The petitioner submitted that it is a wholly owned subsidiary of Navios Maritime Holdings Inc, which specializes in worldwide carriage, trading, storage and related logistics of international bulk cargoes and got listed on the New York Stock Exchange. According to the petitioner, it is one of the leading shipping groups worldwide. The petitioner appointed a Sole Arbitrator on 23.09.2019 in terms of Clause 17 of the charterparty dated 09.04.2008 and filed a claim petition before him on 21.12.2016 with respect to the said charter-party and a Suspension Agreement dated 30.10.2012, being the owners of the vessel “Navios Lumen”, seeking certain amounts which the first respondent herein owed as charterers, by way of debt and/or damages, with interest. The first respondent chosen not to appear before the sole Arbitrator, and thus, the Arbitrator passed the Partial Final Award on 09.04.2017 and the Second Partial Final Award on 06.08.2017.

3.1. As indicated above, in O.P.No.416 of 2018, by order dated 02.11.2018, those Foreign Awards were made enforceable as decree of this Court in terms of Chapter 1, Part II of the A & C Act. In this backdrop, this execution petition is filed by the petitioner.

4. Interestingly, the petitioner arrayed 17 parties as respondents in this petition. The first respondent is the Award Debtor. The respondents 2 to 17 have been shown as Garnishees No.1 to 16. The attachment and sale of certain debts and shares of respondents 2 to 17 allegedly held by respondents 1 and 2 to 5 have been sought for in this execution petition.

5. The first respondent was ex-parte in the arbitral proceedings as well as before this Court. It is contended by the applicant that all the parties appearing now were aware of the Charterparty and Suspension Agreements, the arbitration agreement contained thereon and also the award passed, though they were all not parties to the arbitral proceedings.

6. Before delving into the merits of this petition, it is necessary to cull out certain factual matrix of the case briefly:

6.1. The ETA Group was originally established by Al Ghurair, Salahahuddin and Buhary families having its headquarters at Dubai. The first respondent Award Debtor is an entity based in Dubai and is, admittedly, held by ETA Ascon Holding LLC, Dubai, and Al Majal Group, Dubai. Both the first respondent and its two shareholders are held and controlled by Al Ghurair Group in Dubai.

6.2. It is stated that there was a dispute between Al Ghurair Group and the other two families, namely, Salahahuddin and Buhary families, who are Indian groups, which culminated into a deconsolidation of the ETA Group in 2014. It was agreed that the assets held in the personal names of Shareholders, Directors, Companies and related parties of the ETA Group will vest with them. The relationship between the two groups continued to remain acrimonious, as a result proceedings against Indian Group companies commenced.

6.3. Thus, the first respondent suffered the arbitral awards at the hands of the petitioner on 09.04.2017 and 06.08.2017 ex-parte. Based on the said awards, on 19.04.2018, the petitioner sought for injunction proceedings before the Supreme Court of Mauritius. On 02.05.2018, the petitioner also obtained an order passed by the Supreme Court of Mauritius granting mareva injunction, which is a worldwide injunction order. In support of the injunction application, Annexures 10 and 11 were furnished, showing the companies, in which, the respondents 7, 11 to 17 herein held shares. In such circumstances, the present Execution Petition is filed for attachment and sale of debts and shares as mentioned in the schedule to the Execution Petition.

7. Heard Mr.Ratnanko Banerji, learned Senior Counsel appearing for Mr.K.Mukund Rao, learned counsel for the petitioner ; Mr.J.Sivanandaraj, learned counsel appearing for Mr.K.Mahendran and Mr.Chandraprabhu, learned counsels appearing on behalf of respondent 2, 3 and 4 respectively ; Mr.P.Giridharan, learned counsel appearing on behalf of the fifth respondent and Mr.Srinath Sridevan, learned counsel appearing on behalf of respondents 6 to 8 & 10 to 17.

8. The questions that arise for consideration in the instant Execution Petition based on the facts are as follow:

(1) Whether the Execution Petition is maintainable, when the assets of the Award Debtor are not within the jurisdiction of this Court?

(2) Whether the Execution Petition is maintainable in Chennai, with respect to the shares located in Dubai / Mauritius? and

(3) Whether this Court has got jurisdiction to adjudicate this Execution Petition?

9. Part II, Chapter I of the A & C Act deals with enforcement of certain foreign awards, as per which, a party holding an international award is entitled to apply in any jurisdiction in the world, where, the assets of the defaulting party are located for recognition and enforcement of the award. If a party receives a binding award from a country, which is a signatory to the New York Convention or the Geneva Convention and the award is made in the territory, which has been notified by India as a convention country, the award would be enforceable in India. The present Execution Petition is filed on the strength that the Award Debtor has its assets, namely, shares in the companies, which are situate within the jurisdiction of this Court. The said shares are held in the registered companies incorporated in Chennai either in the name of the Award Debtor or held by the Award Debtor through Mauritius companies. The Schedule B of this Execution Petition are the shares directly held by the Award Debtor in respondents No.6 to 10, which are the companies having their registered office in Chennai. Item Nos.2 to 5 are the shares held beneficially by the Award Debtor through the Corporate facade of respondents 2 to 5. It is relevant to point out that the award has been recognized for the purpose of enforcement by this Court through the order on the basis that the assets are located within the jurisdiction of this Court vide order dated 02.11.2018 in O.P.No.416 of 2018. Admittedly, there is no challenge to the said order converting the awards into decree. In this petition, Mauritius companies are made as respondents 2 to 5, as the location/ situs of the shares are in Chennai. In case, where the assets of the Judgment Debtor are located in more than one Court, the award holder can file execution petitions simultaneously in all such Courts.

10. In O.A.No.772 of 2018 filed by the petitioner herein, originally an order of injunction was granted by this Court against the respondents 3 to 7 and after notice and contest, the same was vacated on 06.12.2018. Aggrieved over the same, an appeal in O.S.A.No.62 of 2019 was preferred by the appellant, who is the petitioner herein. A Division Bench of this Court, vide judgment dated 07.03.2019, while confirming the impugned order therein held that “... dispose of this appeal by vacating the findings rendered by the learned Single Judge against both the appellant as well as the respondents and leave it open to the appellant to move the Executing Court for necessary relief. In such an event, it is well open to the respondents to raise all defenses available to them on facts and in law”. Thus, the Division Bench also had left open the question of jurisdiction to be decided only in the Execution Court.

11. The attachment and sale of shares held by Award Debtor can be within the jurisdiction, where, the assets or the shares are located. In law, shares are located, where the registered office of the company, in which, the shares are held and not where the holder of the shares is located. In support of the said submission, reliance was placed on the following judgments:

(1) Vishwanathan V. Rukn-Ul- Mulk Syed Abdul Wajid, AIR 1963 SC 1;

(2) Motorola INC V. ModiWellvest, 2005 (79) DRJ 173; and

(3) State Trading Corporation of India Ltd. V. Global Steel Holding, 2015 SCC OnLine Del 7968.

11.1. A learned Single Judge of the Delhi High Court in Motorola INC V. ModiWellvest, 2005 (79) DRJ 173, placing reliance on the judgment of the Hon’ble Apex Court in Vishwanathan V. Rukn-Ul- Mulk Syed Abdul Wajid, AIR 1963 SC 1 and other judgments, held as follows :

15. In so far as the plea of JD of its holding of the share certificates at Modipuram and consequent ousting of the jurisdiction of this Court on this ground is concerned, the judgments in Vishwanathan’s case (supra), Eri Beach Co. Ltd’ case (supra) and Brassard’s case (supra) clearly hold that shares are held at the registered office of the Company and hence even proceeding on the assumption that shareholder certificates are held at Modipuram, an execution petition qua such shares of such a company with its registered office at Delhi is certainly maintainable at Delhi. There is nothing which prevents an astute JD from transferring its shares/assets to another place repeatedly so as to escape/avoid execution and consequently since the situs of the shares has been held by the Supreme Court in Vishwanathan’s case (supra) to be the registered office of a company, which in the present context of Spice is in Delhi, this execution petition is maintainable on this ground too in this Court.

....

18. In so far as the reliance on Vishwanathan’s case (supra) is concerned, the said judgment itself holds that the situs of shares in question is the registered office of the company and I fail to see how this judgment comes to the aid of the judgment debtor. In accordance with the Vishwanathan’s case (supra) the situs of the shares is normally the place where they can be effectively dealt with and consequently it is not in dispute that as per the law laid down in Eri Beach Co. Ltd’ case the location of the shares is the registered office of the company where the register is required by law to be kept and this determines the locality of the shares. Similar was the view taken in Bassard’s case (supra) both of which judgments, i.e., Eri Beach Co. Ltd’ case (supra) and Bassard’s case (supra) were referred to with approval by the Hon’ble Supreme Court in Vishwanathan’s case (supra).

19. The DH is also right in contending that the present action for execution of the award is not action against personam of the JD and not even against the title of the shares but is for an attachment and sale of the assets of the JD. The only relevant factor is the location of the assets or the property and not the JD itself and in the present case the DH is right in contending that the location of the assets in question, i.e., shares and bank accounts, is in Delhi and this Court thus has jurisdiction.

20. Finally the position of law now is well settled as per the judgment of the Hon’ble Supreme Court in Brace Transport Corporation’s case (supra) wherein it has been held that a party seeking enforcement of an international award will be able to go forum shopping and locate the assets of the losing party for executing the award. Thus it is open to the DH to locate the assets of the losing party that is the judgment debtor which have been found to be in New Delhi in the form of both bank accounts and shares of Spice Communications Ltd.” (Emphasis supplied)

11.2. In State Trading Corporation of India Ltd. V. Global Steel Holding, 2015 SCC OnLine Del 7968, the issue as to whether the Courts could entertain Execution Proceedings against share certificate of a company incorporated in a place outside the jurisdiction, but held by Award Debtor/Judgment Debtor within the jurisdiction arose for consideration before the Delhi High Court. It was held that the decree could not be executed against the share certificate of the company incorporated outside the jurisdiction, even if the share certificate was held by the Award/Judgment Debtor within the jurisdiction.

11.3. The Hon’ble Supreme Court in Vodafone International Holdings BV V. Union of India, (2012) 6 SCC 613, held that situs of shares situated at the place, where the company is incorporated and/or the place where the shares were dealt with by way of transfer. It is apposite to extract the following paragraphs in this regard:

“Situs of CGP

347. Situs of the CGP share stands where, is the next question. Law on situs of share has already been discussed by us in the earlier part of the judgment. Situs of shares situates at the place where the company is incorporated and/or the place where the share can be dealt with by way of transfer. The CGP share is registered in the Cayman Islands and materials placed before us would indicate that the Cayman Islands law, unlike other laws does not recognise the multiplicity of registers. Section 184 of the Cayman Islands Act provides that the company may be exempt if it gives to the Registrar, a declaration that “operation of an exempted company will be conducted mainly outside the Island”. Section 193 of the Cayman Islands Act expressly recognises that even exempted companies may, to a limited extent trade within the Islands. Section 193 permits activities by way of trading which are incidental of offshore operations, also all rights to enter into the contract, etc.

348. The facts in this case as well as the provisions of the Cayman Islands Act would clearly indicate that the CGP (CI) share situates in the Cayman Islands. The legal principle on which situs of an asset, such as share of the company is determined, is well settled. Reference may be made to the judgments in Brassard v. Smith, 1925 AC 371 (PC), London and South American Investment Trust Ltd. v. British Tobacco Co. (Australia) Ltd. (1927) 1 Ch 107, Erie Beach Co. Ltd. v. Attorney General for Ontario 1930 AC 161 (PC), R. v. Williams, 1942 AC 541. Situs of the CGP share, therefore, situates in the Cayman Islands and on transfer in the Cayman Islands would not shift to India.”

11.4. Even as per the Companies Act, 2013, any transfer of a share of a company incorporated in India will have to be registered in its register of members, which is required to be kept at the registered office of the Indian Company.

12. Learned counsel for the respondents 6 to 8 and 10 to 17 Mr.Srinath Sridevan submitted that the petitioner had, admittedly, obtained an injunction order in Mauritius against all the sharers and assets of the ETA LLC including but not restricted to shares held by respondents 2 to 5 in the entities as per Annexure 10 and 11 of the order passed by the Supreme Court of Mauritius on 02.05.2018. When admittedly the petitioner obtained such an order, it is estopped from seeking a similar order with respect to the very same shares in Mauritius before this Court. The argument of the petitioner that such an order passed by the Supreme Court of Maritius did not preclude the petitioner from filing a separate Execution Petition in India was assailed by the counsel for the respondents contending that it is a second attachment with respect to the same asset, which cannot be entertained, as the same is not maintainable.

13. Learned counsel for the petitioner further explained that the subject matter of execution proceedings in Mauritius is different from the subject matter of the present proceedings. By explaining that the subject matter in the Execution proceedings in Mauritius are the shares held by the Award Debtor in Mauritius companies, i.e., the assets, which are located in Mauritius and not the shares in Indian companies. Learned counsel for the petitioner attempted to further explain the order obtained from the Mauritius Court stating that the order of injunction is different from an order of attachment and that the order passed by the Supreme Court of Mauritius on 02.05.2018 is not an order of attachment, but on the contrary, it is mareva injunction and that the mareva injunction is different from an attachment.

14. P.Ramanatha Aiyar’s Advanced Law Lexicon, 4th Edition, page No.2422, defines “Injunction” as a judicial process, by which one who has invaded or is threatening to invade the rights, legal or equitable, of another, is restrained from continuing or commencing from such wrongful acts. It is an authoritative order or judicial process restraining a person from doing or continuing to do an act complained of, or restraining him from continuing an omission, the non-compliance of which would amount to contempt. At page No.416 of the said book “attachment” is defined as “taking into custody of the law the person or property of one already before the court, or of one whom it is sought to bring before it ; a writ issued at the institution or during the progress of an action, commanding the sheriff or other proper officer to attach the property, rights, credits, or effects of the defendant to satisfy the demands of the plaintiff.”

15. The present Execution Petition is filed under Order XXI, Rule 46 of the Code of Civil Procedure and the said provision reads as follows:

“XXI. Execution of Decrees and Order.

46. Attachment of debt, share and other property not in possession of judgment-debtor

(1) In the case of-

(a) a debt not secured by a negotiable instrument,

(b) a share in the capital of a corporation,

(c) other movable property not in the possession of the judgment-debtor, except property deposited in, or in the custody of, any Court, the attachment shall be made by a written order prohibiting,-

(i) in the case of the debt, the credit or from recovering the debt and the debtor from making payment thereof until the further order of the Court;

(ii) in the case of the share, the person in whose name the share may be standing from transferring the same or receiving any dividend thereon;

(iii) in the case of the other movable property except as aforesaid, the person in possession of the same from giving it over to the judgment-debtor.

(2) A copy of such order shall be affixed on some conspicuous part of the court-house, and another copy shall be sent in the case of the debt, to the debtor, in the case of the share, to the proper officer of the corporation, and, in the case of the other movable property (except as aforesaid), to the person in possession of the same.

(3) A debtor prohibited under clause (i) of sub-rule (1) may pay the amount of his debt into Court, and such payment shall discharge him as effectually as payment to the party entitled to receive the same.”

16. As per the above rule in cases of a share, the attachment shall be made by a written order prohibiting the person in whose name, the share is standing from transferring the share or receiving any dividend thereon. Therefore, when the petitioner has taken an order before the Supreme Court of Mauritius, which is a restraint on the respondents through its Directors, Officers, Employees, Agents and preposes, from doing any act which would result in creating any encumbrance on disposing, selling or otherwise transferring to any third party, any or all the shares it holds in respondent Nos.7, 11 to 17 pending disposal of that execution petition, an attachment also is to the similar effect that the subject matter, namely, the shares should not be dealt with by the parties. In the present case, respondents 2 to 5 are domiciled in Mauritius and Dubai and the shares are held both in Mauritius and Dubai. Therefore, the execution of the order of attachment or the injunction from dealing with the shares held by them is to be obtained only from the Court within whose jurisdiction the shares are located. The petitioner also rightly obtained an order of injunction from the Courts at Mauritius.

17. Before proceeding further, it is to be recollected that Sir L.J. Earl Warren said, “It is the spirit and not the form of law that keeps the justice alive.”

18. In Raoof V. Lakshmipathi, (1968) 2 MLJ 634, it has been categorically held that the execution is levied by attachment of share, the appropriate Court is not the Court of the registered office, but the Court having jurisdiction over the physical location of the certificates.

18.1. Further the same principle is clarified in Viswanathan V. Rukn-Ul- Mulk Syed Abdul Wajid, AIR 1963 SC 1.

18.2. The Hon’ble Apex Court in Ahmed Abdulla Ahmed Al Ghurair V. Star health and Allied Insurance Company Limited, AIR 2019 SC 413, relying the judgment in Viswanathan’s case (cited supra), upheld the judgment of a Division Bench holding as follows :

“56. The High Court in the impugned judgment has also discussed in detail the meaning and scope of ‘cause of action’ by referring to various judgments including A.B.C. Laminart (Pvt.) Ltd. v. A.P. Agencies, Salem, . It has also considered the scope of Clause 12 of the Letters Patent which is peculiar to Madras High Court, where a leave is required to be obtained when part of cause of action arises within the territorial jurisdiction of the said court. In such a situation, as rightly contended by Mr. Mukul Rohatgi, the principles of forum convenience would become applicable as laid down in the case of Kusum Ingots and Alloys Ltd. v. Union of India, (2004) 6 SCC 254. We find that court in Dubai would be more convenient forum to decide the dispute between the parties who are residents of Dubai and which revolves around Defendant no.2, again a Company registered and situate in Dubai.

57. The High Court also appears to be right in holding that the relief sought for against Indian Company, at best, is a consequential one and cannot give a cause of action. Even Defendant no. 2 cannot seek such a relief without resolving its dispute as against Defendant nos. 3 to 7. Such a dispute can only be dealt with by competent forum in Dubai as per the law prevailing in Dubai, UAE.”

18.3. The contention that when the relief is sought for with respect to shares in a listed Company, the Court, wherein, the disputed shares are located will have jurisdiction and not the Court of the registered office of the listed company. Merely because Award-Debtor has its registered office in Dubai, it cannot be stated that execution proceedings are maintainable only in Dubai. It is open to the Decree-holder to execute the award in a jurisdiction, where assets of the Award-Debtor are located.

19. Mr.P.Giridharan, learned counsel appearing on behalf of the fifth respondent also contended that the fifth respondent is not a Garnishee of the Award Debtor, as the fifth respondent did not own any funds to the first respondent and hence, it cannot be categorized as Garnishee in terms of Order XXI Rule 46 of the Code of Civil Procedure. The fifth respondent also produced the extract of its shareholding from the Registrar of Companies, Mauritius, which indicates that the first respondent does not, by itself or through another, hold any share in the fifth respondent. As per Section 48(1)(e) of the A & C Act, enforcement of the foreign award may be refused, if it is proved that the award has not yet become binding on the parties. It is also pointed out by the learned counsel for the fifth respondent that the said respondent was never described as a Garnishee in the earlier proceedings by the petitioner. It was added further that though the petitioner had referred the fifth respondent as a Trustee holding the shares in trust for the first respondent or as a Garnishee in different places in the petition, no documents have been provided by the petitioner to substantiate the said relationship, which are mutually exclusive.

20. It is well-settled that the scope of Section 48 of the A & C Act is very narrow and if at all any of the grounds stated therein is made out, the Court can only refuse to enforce the award, but cannot set aside the same. When a party is enforcing the award in execution, which is a foreign award, it has a choice of country, in which, to do so In other words, it is open to the decree-holder to go forum-shopping. However, it is based on the location of the assets of the award-debtor. Execution of the award is enforcement of the same for the purpose of compliance. The said enforcement proceedings can be taken in any country, where the property or other assets of the Award Debtor are located. In the instant case, admittedly, the award is not put to challenge.

20.1. At this juncture, it is relevant to state that the Hon’ble Apex Court in Vijay Karia v. Prysmian Cavi E Sistemi SRL, 2020 SCC OnLine 177, has held as follows:

“38. ....Why it is important to advert to this feature of the 2015 Amendment Act is that all grounds relating to patent illegality appearing on the face of the award are outside the scope of interference with international commercial arbitration awards made in India and foreign awards whose enforcement is resisted in India. ....

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48. Thus far, it is clear that enforcement of a foreign award may under Section 48 of the Arbitration Act be refused only if the party resisting enforcement furnishes to the Court proof that any of the stated grounds has been made out to resist enforcement. The said grounds are watertight - no ground outside Section 48 can be looked at. Also, the expression used in Section 48 is “may”.

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55. When the grounds for resisting enforcement of a foreign award under Section 48 are seen, they may be classified into three groups - grounds which affect the jurisdiction of the arbitration proceedings; grounds which affect party interest alone; and grounds which go to the public policy of India, as explained by Explanation 1 to Section 48(2). Where a ground to resist enforcement is made out, by which the very jurisdiction of the tribunal is questioned - such as the arbitration agreement itself not being valid under the law to which the parties have subjected it, or where the subject matter of difference is not capable of settlement by arbitration under the law of India, it is obvious that there can be no discretion in these matters. Enforcement of a foreign award made without jurisdiction cannot possibly be weighed in the scales for a discretion to be exercised to enforce such award if the scales are tilted in its favour.

56. On the other hand, where the grounds taken to resist enforcement can be said to be linked to party interest alone, for example, that a party has been unable to present its case before the arbitrator, and which ground is capable of waiver or abandonment, or, the ground being made out, no prejudice has been caused to the party on such ground being made out, a Court may well enforce a foreign award, even if such ground is made out. When it comes to the “public policy of India” ground, again, there would be no discretion in enforcing an award which is induced by fraud or corruption, or which violates the fundamental policy of Indian law, or is in conflict with the most basic notions of morality or justice. It can thus be seen that the expression “may” in Section 48 can, depending upon the context, mean “shall” or as connoting that a residual discretion remains in the Court to enforce a foreign award, despite grounds for its resistance having been made out. What is clear is that the width of this discretion is limited to the circumstances pointed out hereinabove, in which case a balancing act may be performed by the Court enforcing a foreign award.

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84. ..... Read along with the first part of Section 48(1)(b), it is clear that this expression would apply at the hearing stage and not after the award has been delivered, as has been held in Ssangyong (supra). A good working test for determining whether a party has been unable to present his case is to see whether factors outside the party’s control have combined to deny the party a fair hearing. Thus, where no opportunity was given to deal with an argument which goes to the root of the case or findings based on evidence which go behind the back of the party and which results in a denial of justice to the prejudice of the party; or additional or new evidence is taken which forms the basis of the award on which a party has been given no opportunity of rebuttal, would, on the facts of a given case, render a foreign award liable to be set aside on the ground that a party has been unable to present his case. This must, of course, be with the caveat that such breach be clearly made out on the facts of a given case, and that awards must always be read supportively with an inclination to uphold rather than destroy, given the minimal interference possible with foreign awards under Section 48.”

21. An analysis of the above facts would make it clear that in any dispute between a company and shareholders, the jurisdiction would be with the Court where the registered office of the company is situate, whereas, any disputes between a third party over the shares held in the company, the jurisdiction would vest with the Court, where the sharers are located.

22. The international award having been recognized by this Court, the objection raised by the respondents cannot be sustained.

23. This was also reiterated as the respondents 2 to 5 are alleged to be the Garnishees and they are third parties to the award, the jurisdiction would be only with the Courts at Mauritius, where, the petitioner had rightly obtained an order of injunction. Therefore, the petitioner cannot be permitted to obtain an order overlapping the same for the same relief, though the nomenclature of the relief is differently worded.

24. No doubt, the competent Court for filing an application for enforcement of a foreign award is before the Court in whose jurisdiction the assets of the award-debtor are located, however, when the assets of the judgment-debtor are located in various territorial jurisdictions, the award holder can file simultaneously in all of such Courts. Therefore, the principle of forum non-convenience will not be applicable to execution proceedings qua foreign awards.

25. At this juncture, it is relevant to take note of the judgment of the Delhi High Court in Bulk Trading S.A. v. Dalmis Cement (Bharat) Limited, 2005 OnLine Del 1389, wherein, it was held thus:

“14. Whether the present petition is maintainable when an identical execution petition is pending before the Additional District Judge, Delhi?

15. Insofar as this question is concerned, the learned counsel for the petitioner has relied upon a decision of a learned Single Judge of this court in the case of Cholamandalam Investment & Finance Co. Ltd. v. CEC Ltd., 1996 (II) AD (Delhi) 517. In that case, an objection has been raised that the simultaneous execution of the decree at Chandigarh and Delhi would be an abuse of the process of court and, therefore, the execution application at Delhi deserved to be dismissed or adjourned sine die unless and until the decree holder withdrew the execution application pending at Chandigarh. It was also contended, with reference to Section 41 of the Code of Civil Procedure, 1908, that so long as a certificate of non-satisfaction has not been issued and sent by one transferee court to the original executing court, a fresh application for execution seeking its transfer to another court would not lie. Repelling these objections, the court held that no provision of Civil Procedure Code had been brought to its notice which would expressly prohibit simultaneous execution of a decree before two courts. With reference to Section 39 of the CPC it was observed that the said provision is permissive in nature inasmuch as it provided for execution of a decree either by the court which passed it or by the court to which it is sent for execution. The court held that the law does not prevent simultaneous execution of a decree in more courts than one, although the court transferring the decree may in its discretion refuse such transfers as it would enable the decree holder to maintain concurrent executions before more courts than one. Ultimately, it concluded that simultaneous transfer of a decree for execution to two courts and “simultaneous execution proceedings are neither illegal nor without jurisdiction”. Reference was also made to the Supreme Court judgment in Prem Lata Agarwal v. Lakshman Prasad Gupta, (1970) 3 SCC 440, wherein the Supreme Court held as under :

Simultaneous execution proceeding in more places than one is possible but the power is used sparingly in exceptional cases by imposing proper terms so that hardship does not occur to judgment debtors by allowing several attachments to be proceeded with at the same time.

16. On the strength of these decisions, the counsel for the petitioner submitted that there is no bar to the filing of the present execution petition during the pendency of the earlier execution petition before the court of the Additional District Judge. It was also contended, on the strength of a decision of this court in the case of Motorola Inc. v. Modi Wellvest Pvt. Ltd., 116 (2005) DLT 524, that a foreign award can be executed against a judgment debtor wherever he has assets. In that case, it was held that the position of law was well settled as per the judgment of the Supreme Court in Brace Transport Corporation of Monrovia Bermuda v. Orient Middle East Lines Ltd., Saudi Arabia, 1995 Supp (2) SCC 280, that a party seeking an enforcement of a foreign award would be able to go forum shopping and locate the assets of the losing party for execution of the award. It was held that the enforcement of a foreign award can be done wherever the assets of the losing party are located. Insofar as this decision [Motorola] is concerned, there is no difficulty whatsoever. The same is not applicable at all although, the principles enunciated therein cannot be taken exception to. The present execution petition has not been resisted on the ground that the respondent does not have any assets in Delhi. It is being resisted on the ground that there cannot be two execution applications within the same territorial jurisdiction of two courts falling in two tiers of hierarchy. It is on this ground that the decision in the case of Cholamandalam is also been clearly dis

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tinguishable. There, it was held that more than one execution petition was permissible where properties fell in different areas. That decision would have no applicability to the facts of the present case inasmuch as the territory over which the district court has jurisdiction is also the territory over which this court has jurisdiction. Therefore, it is not a case where assets and properties of a judgment debtor were located in different areas over which different courts had territorial jurisdiction. Clearly, the two decisions relied upon by the learned counsel for the petitioner would not be applicable to the facts of the present case. There is no difficulty in my coming to the conclusion that a second execution application filed in this court when the first application is pending before the district court falling within the territorial jurisdiction of this court would not lie.” 26. In fact, it is the argument of the counsel for the respondents 2 to 5 that without adjudication by a Court of competent jurisdiction on the issue of the alleged beneficial contract of the respondents in the shares held by Mauritius based respondents 2 to 4 in respondents 7 and 10 to 17, the petitioner cannot be permitted to maintain the Execution Petition. Curiously, the respondents had also not taken any steps to get their rights determined in a Court having competent jurisdiction. 27. According to the petitioner, Mr.Hameed Syed Salahuddin and Mr.Anif Buhari Rahaman are cousins and they cumulatively hold 48% beneficial equity stake in the Award Debtor. If the said 48% is combined with the equity stake of Mr.Essa Al Ghurari, then the combined equity stake in the Award-Debtor is in excess of 51%. However, no steps have been taken to bring the Award Debtor before this Court and no disclosure has been made of the latest financial statement of the Award-Debtor. Hence, it is submitted by the petitioner that it is only a dishonest attempt by the said respondents to avoid the execution of the award, though they are all part of first respondent either as shareholders or part of the management. It is further pointed out that the Mauritius companies are 100% wholly owned subsidiaries of the Award-Debtor. 28. It is also further contended that the petitioner had relied on 2008 financial statement of the first respondent, which is much prior to deconsolidation of the Dubai based ETA Group of Companies. However, even these respondents have not produced any documents to support their case. 29. The Execution Court is empowered to examine the jurisdiction, limitation, etc. based on the factual details. In the instant case, the following are the admitted facts : (1) That what is sought to be enforced is a foreign award ; (2) That the same is converted into a decree on 02.11.2018 ; (3) That there is no challenge to the same ; (4) That though there is no period of limitation fixed, the limitation of three years would apply from the date the award is recognized as a decree by competent Court ; (5) That the parties / persons opposing the execution are only garnishees and not the award-debtors ; (6) That the award can be challenged only by the award debtor, however, in a country, where the award has been passed and not before the executing court in India. The award debtor has not appeared and challenged any of the proceedings ; and finally, (7) That the award cannot be re-examined by the Execution Court; 30. In the light of the above facts and analysis of the legal aspects, the petitioner is entitled to the relief of attachment, and accordingly, the debts and shares of the respondents 1 and 2 to 5 held in respondents 2 to 17 are hereby attached and the prohibitory orders in terms of Order XXI, Rule 46 of the CPC be issued, to the extent indicated in the schedule appended to this petition. 31. This Execution Petition is allowed to the extent indicated above. No costs.
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