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



Priyanka Communications (India) Pvt Ltd. & Others v/s Tata Capital Financial Services Ltd.


Company & Directors' Information:- TATA CAPITAL LIMITED [Active] CIN = U65990MH1991PLC060670

Company & Directors' Information:- TATA CAPITAL FINANCIAL SERVICES LIMITED [Active] CIN = U67100MH2010PLC210201

Company & Directors' Information:- TATA COMMUNICATIONS LIMITED [Active] CIN = L64200MH1986PLC039266

Company & Directors' Information:- A K CAPITAL SERVICES LIMITED [Active] CIN = L74899MH1993PLC274881

Company & Directors' Information:- L & T CAPITAL COMPANY LIMITED [Active] CIN = U67190MH2000PLC125653

Company & Directors' Information:- K K FINANCIAL SERVICES PRIVATE LIMITED [Amalgamated] CIN = U65923MH2007PTC166978

Company & Directors' Information:- O J FINANCIAL SERVICES LIMITED [Active] CIN = U74899DL1993PLC051937

Company & Directors' Information:- B. P. CAPITAL LIMITED [Active] CIN = L74899DL1994PLC057572

Company & Directors' Information:- B. P. CAPITAL LIMITED [Active] CIN = L74899HR1994PLC072042

Company & Directors' Information:- H AND W CAPITAL PRIVATE LIMITED [Active] CIN = U67120DL1998PTC092955

Company & Directors' Information:- K M CAPITAL LIMITED [Active] CIN = L65910DL1992PLC048421

Company & Directors' Information:- I SERVICES INDIA PRIVATE LIMITED [Active] CIN = U72900DL2003PTC118851

Company & Directors' Information:- R. L. CAPITAL PRIVATE LIMITED [Active] CIN = U17120MH1992PTC066895

Company & Directors' Information:- K K CAPITAL SERVICES LIMITED [Active] CIN = U74899DL1996PLC078459

Company & Directors' Information:- G U FINANCIAL SERVICES PRIVATE LIMITED [Active] CIN = U67120OR1989PTC017916

Company & Directors' Information:- PRIYANKA COMMUNICATIONS INDIA PRIVATE LIMITED [Active] CIN = U45200MH1995PTC092649

Company & Directors' Information:- A & A CAPITAL SERVICES PRIVATE LIMITED. [Active] CIN = U74899DL1995PTC068149

Company & Directors' Information:- S T SERVICES LTD [Active] CIN = L74140WB1989PLC047210

Company & Directors' Information:- R S CAPITAL SERVICES PRIVATE LIMITED [Amalgamated] CIN = U65993DL1992PTC049410

Company & Directors' Information:- M G F SERVICES LIMITED [Amalgamated] CIN = U65910DL1987PLC029599

Company & Directors' Information:- R V CAPITAL SERVICES PRIVATE LIMITED [Active] CIN = U67190MH2010PTC200149

Company & Directors' Information:- A. K. CAPITAL CORPORATION PRIVATE LIMITED [Active] CIN = U65993MH2006PTC165749

Company & Directors' Information:- W G F FINANCIAL SERVICES LIMITED [Active] CIN = U65993DL1992PLC048390

Company & Directors' Information:- PRIYANKA (INDIA) PRIVATE LIMITED [Active] CIN = U74899DL1983PTC015359

Company & Directors' Information:- R S SERVICES PRIVATE LIMITED [Active] CIN = U65100DL1989PTC038061

Company & Directors' Information:- R S SERVICES PRIVATE LIMITED [Active] CIN = U74900DL1989PTC038061

Company & Directors' Information:- S J SERVICES PRIVATE LIMITED [Active] CIN = U74140DL1988PTC034427

Company & Directors' Information:- P H CAPITAL LIMITED [Active] CIN = L74140MH1973PLC016436

Company & Directors' Information:- C F S FINANCIAL SERVICES PRIVATE LIMITED [Active] CIN = U74899DL1994PTC062182

Company & Directors' Information:- D AND A FINANCIAL SERVICES PRIVATE LIMITED [Active] CIN = U74899DL1981PTC012709

Company & Directors' Information:- N B FINANCIAL SERVICES PRIVATE LIMITED [Active] CIN = U65993DL2006PTC144829

Company & Directors' Information:- K G CAPITAL SERVICES PRIVATE LIMITED [Active] CIN = U65921PB1996PTC017784

Company & Directors' Information:- T P COMMUNICATIONS LIMITED [Active] CIN = U22211UP1995PLC019014

Company & Directors' Information:- AMP E - SERVICES PRIVATE LIMITED [Active] CIN = U51909MN2013PTC008361

Company & Directors' Information:- J B CAPITAL SERVICES PRIVATE LIMITED [Active] CIN = U74899DL1994PTC058122

Company & Directors' Information:- INDIA CAPITAL FINANCIAL SERVICES PRIVATE LIMITED [Converted to LLP] CIN = U65993MH2007PTC173937

Company & Directors' Information:- E M SERVICES (INDIA) PRIVATE LIMITED [Active] CIN = U93090MH2001PTC131924

Company & Directors' Information:- T H FINANCIAL SERVICES PRIVATE LIMITED [Active] CIN = U67120WB1997PTC082650

Company & Directors' Information:- M K G FINANCIAL SERVICES PVT LTD [Active] CIN = U74899DL1995PTC067373

Company & Directors' Information:- L M J SERVICES LTD [Active] CIN = L51226WB1983PLC035807

Company & Directors' Information:- L M J SERVICES LTD [Active] CIN = L93000WB1983PLC035807

Company & Directors' Information:- G K SERVICES PRIVATE LIMITED [Active] CIN = U65990MH1994PTC078529

Company & Directors' Information:- INDIA FINANCIAL SERVICES LIMITED [Strike Off] CIN = U65921WB1997PLC083511

Company & Directors' Information:- I B CAPITAL PRIVATE LIMITED [Active] CIN = U65993GJ2011PTC065780

Company & Directors' Information:- P C FINANCIAL SERVICES PRIVATE LIMITED [Active] CIN = U74899DL1995PTC070768

Company & Directors' Information:- I 5 CAPITAL PRIVATE LIMITED [Active] CIN = U65990TN2015PTC101551

Company & Directors' Information:- S A FINANCIAL SERVICES PRIVATE LIMITED [Strike Off] CIN = U74899DL1994PTC063217

Company & Directors' Information:- A M FINANCIAL SERVICES LIMITED [Strike Off] CIN = U74140PB1993PLC013944

Company & Directors' Information:- A K SERVICES PRIVATE LIMITED [Active] CIN = U74899MH1986PTC268851

Company & Directors' Information:- R G CAPITAL SERVICES PVT LTD [Active] CIN = U67120AS1994PTC004259

Company & Directors' Information:- AT FINANCIAL SERVICES LIMITED [Active] CIN = U67190MH2013PLC243267

Company & Directors' Information:- L N M FINANCIAL SERVICES PRIVATE LIMITED [Active] CIN = U65910WB1996PTC082013

Company & Directors' Information:- H T FINANCIAL SERVICES PRIVATE LIMITED [Strike Off] CIN = U65999MH2012PTC225794

Company & Directors' Information:- K AND P CAPITAL SERVICES LIMITED [Amalgamated] CIN = U74140MH1983PLC029272

Company & Directors' Information:- B M FINANCIAL SERVICES INDIA PRIVATE LIMITED [Active] CIN = U65990MH2001PTC132477

Company & Directors' Information:- B V SERVICES PVT LTD [Active] CIN = U74140WB1991PTC050946

Company & Directors' Information:- A AND M COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U74899DL1993PTC056539

Company & Directors' Information:- I S A SERVICES PRIVATE LIMITED [Active] CIN = U74140JH1995PTC006387

Company & Directors' Information:- S P COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U45100WB1997PTC085372

Company & Directors' Information:- L-3 COMMUNICATIONS INDIA PRIVATE LIMITED [Active] CIN = U31909KA1999PTC025302

Company & Directors' Information:- M L FINANCIAL SERVICES LIMITED [Strike Off] CIN = U65920TG1994PLC018846

Company & Directors' Information:- E I C SERVICES PRIVATE LIMITED [Strike Off] CIN = U74899DL1985PTC022426

Company & Directors' Information:- S E R CAPITAL PRIVATE LIMITED [Active] CIN = U65921MH1998PTC116812

Company & Directors' Information:- V S CAPITAL SERVICES PRIVATE LIMITED [Active] CIN = U74899DL1993PTC056174

Company & Directors' Information:- TATA SERVICES LIMITED [Active] CIN = U51909MH1957PLC010942

Company & Directors' Information:- P. K. A. CAPITAL PRIVATE LIMITED [Active] CIN = U74899DL1995PTC074137

Company & Directors' Information:- S D CAPITAL SERVICES PRIVATE LIMITED [Active] CIN = U74899DL1995PTC068664

Company & Directors' Information:- M G FINANCIAL SERVICES PRIVATE LIMITED [Active] CIN = U74899DL1995PTC065876

Company & Directors' Information:- T T C FINANCIAL SERVICES PVT LTD [Active] CIN = U51909WB1995PTC074992

Company & Directors' Information:- CAPITAL SERVICES (INDIA) PRIVATE LIMITED [Strike Off] CIN = U74140TN1993PTC025674

Company & Directors' Information:- N D CAPITAL SERVICES PRIVATE LIMITED [Active] CIN = U74899DL1995PTC068743

Company & Directors' Information:- L D FINANCIAL SERVICES PRIVATE LIMITED [Active] CIN = U65900PB2011PTC035447

Company & Directors' Information:- A C SERVICES PRIVATE LIMITED [Active] CIN = U74899DL1995PTC070774

Company & Directors' Information:- P U COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U74899DL1995PTC070141

Company & Directors' Information:- R S N CAPITAL PRIVATE LIMITED [Strike Off] CIN = U65924HR2012PTC045875

Company & Directors' Information:- S & F FINANCIAL SERVICES PRIVATE LIMITED [Active] CIN = U63040MH2004PTC149667

Company & Directors' Information:- R S A FINANCIAL SERVICES PVT LTD [Active] CIN = U74899DL1995PTC067328

Company & Directors' Information:- AMP COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U74999MH2014PTC260254

Company & Directors' Information:- A J CAPITAL LIMITED [Active] CIN = U74899DL1995PLC072149

Company & Directors' Information:- J & J FINANCIAL SERVICES LTD. [Active] CIN = U51109WB1995PLC074697

Company & Directors' Information:- H R CAPITAL SERVICES LIMITED [Strike Off] CIN = U67120DL1994PLC059174

Company & Directors' Information:- H S SERVICES PRIVATE LIMITED [Active] CIN = U74900KA2014PTC074321

Company & Directors' Information:- G V INDIA SERVICES PRIVATE LIMITED [Active] CIN = U74900DL2010PTC212026

Company & Directors' Information:- B P C FINANCIAL SERVICES PRIVATE LIMITED [Active] CIN = U65110MH1996PTC102267

Company & Directors' Information:- J. P. COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U51395UP1998PTC024022

Company & Directors' Information:- S R COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U72900DL2000PTC106970

Company & Directors' Information:- M G COMMUNICATIONS PRIVATE LTD [Converted to LLP] CIN = U74899DL1986PTC023568

Company & Directors' Information:- A P S FINANCIAL SERVICES PRIVATE LIMITED [Active] CIN = U65993PB1995PTC016819

Company & Directors' Information:- A P S FINANCIAL SERVICES PRIVATE LIMITED [Active] CIN = U65993HR1995PTC067843

Company & Directors' Information:- N P K FINANCIAL SERVICES PVT LTD [Active] CIN = U67120WB1995PTC073448

Company & Directors' Information:- CAPITAL LTD [Active] CIN = U65993WB1956PLC001592

Company & Directors' Information:- K R B FINANCIAL SERVICES PRIVATE LIMITED [Active] CIN = U65921TG1994PTC018711

Company & Directors' Information:- C P CAPITAL SERVICES LIMITED [Active] CIN = U65921PB1994PLC014654

Company & Directors' Information:- A TO Z SERVICES PRIVATE LIMITED [Active] CIN = U74999MH2007PTC168484

Company & Directors' Information:- K S M FINANCIAL SERVICES PRIVATE LIMITED [Strike Off] CIN = U67120PB1995PTC016630

Company & Directors' Information:- O P T SERVICES INDIA PRIVATE LIMITED [Active] CIN = U63013DL1996PTC083397

Company & Directors' Information:- P P SERVICES PVT LTD [Active] CIN = U70101WB1991PTC051423

Company & Directors' Information:- A P T SERVICES PRIVATE LIMITED [Amalgamated] CIN = U29219TG1999PTC031903

Company & Directors' Information:- D K S FINANCIAL SERVICES PVT LTD [Strike Off] CIN = U74899DL1995PTC069093

Company & Directors' Information:- S S SERVICES PVT LTD [Active] CIN = U51109AS1993PTC003956

Company & Directors' Information:- G & G SERVICES PRIVATE LIMITED [Active] CIN = U45201DL2012PTC230905

Company & Directors' Information:- B S B FINANCIAL SERVICES PVT LTD [Strike Off] CIN = U74140WB1993PTC059409

Company & Directors' Information:- R K S CAPITAL SERVICES PRIVATE LIMITED [Strike Off] CIN = U67120PB1995PTC017066

Company & Directors' Information:- A R CAPITAL SERVICES LIMITED [Strike Off] CIN = U51909PB1995PLC016776

Company & Directors' Information:- A L G CAPITAL SERVICES LTD. [Strike Off] CIN = U67190UP1995PLC018402

Company & Directors' Information:- T AND T CAPITAL PRIVATE LIMITED [Active] CIN = U67120TG2020PTC142533

Company & Directors' Information:- U D. FINANCIAL SERVICES PRIVATE LIMITED [Active] CIN = U74899DL1995PTC068179

Company & Directors' Information:- A N Y SERVICES PRIVATE LIMITED [Active] CIN = U74899DL1995PTC071457

Company & Directors' Information:- N B SERVICES PRIVATE LIMITED [Active] CIN = U74899DL1993PTC056484

Company & Directors' Information:- V P D FINANCIAL SERVICES PRIVATE LIMITED [Active] CIN = U65990UP2020PTC139896

Company & Directors' Information:- P C SERVICES PRIVATE LIMITED [Strike Off] CIN = U00894KA1985PTC006606

Company & Directors' Information:- P A M CAPITAL SERVICES PRIVATE LIMITED [Strike Off] CIN = U74899DL1994PTC057589

Company & Directors' Information:- H D FINANCIAL SERVICES PVT LTD [Active] CIN = U67120WB1992PTC056476

Company & Directors' Information:- R K T CAPITAL SERVICES PRIVATE LIMITED [Strike Off] CIN = U67190DL1995PTC072589

Company & Directors' Information:- S N COMMUNICATIONS PRIVATE LIMITED [Converted to LLP] CIN = U72900DL2002PTC118175

Company & Directors' Information:- B. K. FINANCIAL SERVICES PRIVATE LIMITED [Active] CIN = U67100MH2010PTC210099

Company & Directors' Information:- M. V. S SERVICES INDIA PRIVATE LIMITED [Active] CIN = U93000DL2013PTC252172

Company & Directors' Information:- B R FINANCIAL SERVICES PRIVATE LIMITED [Amalgamated] CIN = U74899DL1995PTC068371

Company & Directors' Information:- PRIYANKA CORPORATION PRIVATE LIMITED [Active] CIN = U51900KA2013PTC068718

Company & Directors' Information:- B 2 B FINANCIAL SERVICES PRIVATE LIMITED [Active] CIN = U65999MH2008PTC188501

Company & Directors' Information:- J. H. B. FINANCIAL SERVICES PRIVATE LIMITED [Active] CIN = U74140DL1997PTC084907

Company & Directors' Information:- K K B FINANCIAL SERVICES PRIVATE LIMITED [Active] CIN = U74900CH2010PTC032178

Company & Directors' Information:- S D SERVICES PVT LTD [Active] CIN = U51109AS1998PTC005293

Company & Directors' Information:- B E COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U64204WB2007PTC117516

Company & Directors' Information:- A E CAPITAL SERVICES PRIVATE LIMITED [Strike Off] CIN = U67120PB1995PTC016773

Company & Directors' Information:- H AND B SERVICES LIMITED [Strike Off] CIN = U72900MH2004PTC145775

Company & Directors' Information:- D R FINANCIAL SERVICES PVT LTD [Strike Off] CIN = U67120WB1996PTC079376

Company & Directors' Information:- M R CAPITAL PRIVATE LIMITED [Active] CIN = U65921DL1996PTC075492

Company & Directors' Information:- S B AND P CAPITAL SERVICES PVT LTD [Strike Off] CIN = U67120CH1994PTC015161

Company & Directors' Information:- R K FINANCIAL SERVICES PRIVATE LIMITED [Active] CIN = U74899DL1995PTC067676

Company & Directors' Information:- C & R SERVICES (INDIA) PRIVATE LIMITED [Active] CIN = U74140KA1996PTC019645

Company & Directors' Information:- E AND A SERVICES (INDIA) PRIVATE LIMITED [Under Process of Striking Off] CIN = U51900MH1989PTC054373

Company & Directors' Information:- J. M. A. FINANCIAL SERVICES PRIVATE LIMITED [Active] CIN = U65929DL1996PTC079248

Company & Directors' Information:- A. H. SERVICES PRIVATE LIMITED [Active] CIN = U74990MH2009PTC193917

Company & Directors' Information:- M E R I T SERVICES PRIVATE LIMITED [Strike Off] CIN = U51900MH1999PTC118445

Company & Directors' Information:- V A FINANCIAL SERVICES PRIVATE LIMITED [Strike Off] CIN = U67190MH2003PTC138687

Company & Directors' Information:- P F P SERVICES PRIVATE LIMITED [Active] CIN = U74900MH2009PTC293633

Company & Directors' Information:- R P FINANCIAL SERVICES INDIA PRIVATE LIMITED [Strike Off] CIN = U67190TZ2008PTC014376

Company & Directors' Information:- P F P SERVICES PRIVATE LIMITED [Active] CIN = U74900WB2009PTC139742

Company & Directors' Information:- J. S. P. SERVICES PRIVATE LIMITED [Active] CIN = U63040DL1996PTC075731

Company & Directors' Information:- B J FINANCIAL SERVICES PRIVATE LIMITED [Strike Off] CIN = U67120GJ2005PTC046722

Company & Directors' Information:- S A COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U64204MH2020PTC343477

Company & Directors' Information:- L & M SERVICES PRIVATE LIMITED [Active] CIN = U74999KL2020PTC066148

Company & Directors' Information:- J. H. CAPITAL SERVICES PRIVATE LIMITED [Strike Off] CIN = U67120PB1995PTC016898

Company & Directors' Information:- D G FINANCIAL SERVICES PVT LTD [Strike Off] CIN = U67110MP1995PTC009014

Company & Directors' Information:- S D S FINANCIAL SERVICES LIMITED [Strike Off] CIN = U67120PB1996PLC017964

Company & Directors' Information:- B L M FINANCIAL SERVICES PRIVATE LIMITED [Strike Off] CIN = U67120CH1995PTC016606

Company & Directors' Information:- A V FINANCIAL SERVICES PRIVATE LIMITED [Strike Off] CIN = U65990TG1995PTC020950

Company & Directors' Information:- D K FINANCIAL SERVICES PVT LTD [Strike Off] CIN = U65921CH1994PTC014219

Company & Directors' Information:- INDIA SERVICES LIMITED [Liquidated] CIN = U99999TN1946PLC000976

Company & Directors' Information:- N AND M COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U92112MH1996PTC102814

Company & Directors' Information:- J V S FINANCIAL SERVICES PRIVATE LIMITED [Strike Off] CIN = U65999TG1994PTC018470

Company & Directors' Information:- B A L FINANCIAL SERVICES PRIVATE LIMITED [Strike Off] CIN = U65921TG1996PTC023150

Company & Directors' Information:- R T G FINANCIAL SERVICES PRIVATE LIMITED [Active] CIN = U67190MH2005PTC150664

Company & Directors' Information:- T C G FINANCIAL SERVICES PRIVATE LIMITED [Active] CIN = U67190MH2005PTC156330

Company & Directors' Information:- M K FINANCIAL SERVICES LIMITED [Active] CIN = U67120DL1986PLC024178

Company & Directors' Information:- U M S SERVICES LIMITED [Active] CIN = U03210TZ1982PLC001208

Company & Directors' Information:- M G M CAPITAL LIMITED [Strike Off] CIN = U67120RJ1995PLC009482

Company & Directors' Information:- A T E SERVICES LIMITED [Strike Off] CIN = U74140MH2001PTC132923

Company & Directors' Information:- V AND C FINANCIAL SERVICES PRIVATE LIMITED [Strike Off] CIN = U65993TG1994PTC018781

Company & Directors' Information:- J M S FINANCIAL SERVICES LIMITED [Active] CIN = U67120DL1996PLC082705

Company & Directors' Information:- E 6 COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U74899DL1986PTC024856

Company & Directors' Information:- SERVICES (INDIA) PRIVATE LIMITED [Active] CIN = U74140DL1996PTC078465

Company & Directors' Information:- G I SERVICES INDIA LIMITED [Active] CIN = U74140DL2008PLC184088

Company & Directors' Information:- E AND E SERVICES LIMITED [Strike Off] CIN = U65992KL1988PLC005094

Company & Directors' Information:- J M CAPITAL SERVICES PRIVATE LIMITED [Active] CIN = U65999MH2008PTC187770

Company & Directors' Information:- B N B COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U30009DL1996PTC081267

Company & Directors' Information:- S R V N SERVICES PRIVATE LIMITED [Strike Off] CIN = U50200DL2004PTC124035

Company & Directors' Information:- B H SERVICES (INDIA) PRIVATE LIMITED [Active] CIN = U74999MH2012FTC227035

Company & Directors' Information:- VERSUS COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U74300WB2005PTC103033

Company & Directors' Information:- E F FINANCIAL SERVICES PVT LTD [Strike Off] CIN = U65929WB1988PTC045117

Company & Directors' Information:- L S J FINANCIAL SERVICES PRIVATE LIMITED [Strike Off] CIN = U67120KA1995PTC018030

Company & Directors' Information:- A R SERVICES PRIVATE LIMITED [Active] CIN = U00000DL2001PTC109578

Company & Directors' Information:- J AND J SERVICES PRIVATE LIMITED [Active] CIN = U51900MH1995PTC092554

Company & Directors' Information:- L B D SERVICES PRIVATE LIMITED [Active] CIN = U00359BR1991PTC004694

Company & Directors' Information:- B G S CAPITAL PRIVATE LIMITED [Strike Off] CIN = U74140PB2011PTC034703

Company & Directors' Information:- C & A FINANCIAL SERVICES (INDIA) PRIVATE LIMITED [Strike Off] CIN = U74992PB2008PTC032215

Company & Directors' Information:- G. S. D. FINANCIAL SERVICES PRIVATE LIMITED [Strike Off] CIN = U67100MH2009PTC196926

Company & Directors' Information:- V N M FINANCIAL SERVICES PRIVATE LIMITED [Active] CIN = U67120MH2006PTC159681

Company & Directors' Information:- A J P FINANCIAL SERVICES PRIVATE LIMITED [Strike Off] CIN = U74900WB2013PTC192558

Company & Directors' Information:- A P COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U94201DL2001PTC112095

Company & Directors' Information:- J L CAPITAL PRIVATE LIMITED [Strike Off] CIN = U67120DL1996PTC079840

Company & Directors' Information:- CAPITAL I T SERVICES PRIVATE LIMITED [Active] CIN = U72200DL2004PTC127668

Company & Directors' Information:- N V COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U72200DL2005PTC135640

Company & Directors' Information:- A 2 Z E SERVICES PRIVATE LIMITED [Strike Off] CIN = U72200KA2006PTC039105

Company & Directors' Information:- T S A CAPITAL SERVICES PRIVATE LIMITED [Active] CIN = U67120KL2000PTC013759

Company & Directors' Information:- A .S FINANCIAL SERVICES PVT LTD [Strike Off] CIN = U65921PB1994PTC014347

Company & Directors' Information:- V S P FINANCIAL SERVICES PRIVATE LIMITED [Strike Off] CIN = U67190TN1995PTC031176

Company & Directors' Information:- T K S FINANCIAL SERVICES PRIVATE LIMITED [Strike Off] CIN = U65993TZ1991PTC003500

Company & Directors' Information:- A TO Z FINANCIAL SERVICES PVT. LTD. [Strike Off] CIN = U65999WB1995PTC075689

Company & Directors' Information:- M P SERVICES INDIA PRIVATE LIMITED [Strike Off] CIN = U74999PN1999PTC013531

Company & Directors' Information:- V S FINANCIAL SERVICES PRIVATE LIMITED [Strike Off] CIN = U65993TN1995PTC030986

Company & Directors' Information:- B G FINANCIAL SERVICES PRIVATE LIMITED [Strike Off] CIN = U67110DL1995PTC066466

Company & Directors' Information:- N C COMMUNICATIONS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U72500DL1996PTC075119

Company & Directors' Information:- B I N A R Y SERVICES (INDIA) PRIVATE LIMITED [Strike Off] CIN = U72900DL2000PTC103072

Company & Directors' Information:- S AND S COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U32102KA1991PTC012068

Company & Directors' Information:- M C SERVICES (INDIA) PRIVATE LIMITED [Strike Off] CIN = U74999PN1999PTC013532

Company & Directors' Information:- D & D SERVICES INDIA PRIVATE LIMITED [Strike Off] CIN = U51909DL1998PTC093967

Company & Directors' Information:- G D FINANCIAL SERVICES PVT LTD [Strike Off] CIN = U67120PB1994PTC014142

Company & Directors' Information:- U AND I COMMUNICATIONS PRIVATE LIMITED [Under Process of Striking Off] CIN = U74900PN2012PTC144206

Company & Directors' Information:- V J FINANCIAL SERVICES PRIVATE LIMITED [Strike Off] CIN = U65993TG1994PTC018456

Company & Directors' Information:- N & D COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U74900TN2003PTC050717

Company & Directors' Information:- S C L SERVICES PRIVATE LIMITED [Active] CIN = U63012TN2001PTC046650

Company & Directors' Information:- P S P CAPITAL SERVICES PRIVATE LIMITED [Amalgamated] CIN = U74899DL1995PTC069934

Company & Directors' Information:- S. R. FINANCIAL SERVICES PRIVATE LIMITED [Converted to LLP] CIN = U67120GJ2006PTC048918

Company & Directors' Information:- H C FINANCIAL LTD [Amalgamated] CIN = U65910GJ1982PLC004967

Company & Directors' Information:- A B SERVICES PRIVATE LIMITED [Strike Off] CIN = U74140DL1998PTC093545

Company & Directors' Information:- G P SERVICES PRIVATE LIMITED [Strike Off] CIN = U74899DL1989PTC037683

Company & Directors' Information:- R C COMMUNICATIONS PVT LTD [Strike Off] CIN = U93090OR2006PTC008788

Company & Directors' Information:- T S SERVICES PRIVATE LIMITED [Strike Off] CIN = U85320WB2003PTC095712

Company & Directors' Information:- G AND M COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U72900DL2006PTC146926

Company & Directors' Information:- D S COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U64202DL2005PTC142556

Company & Directors' Information:- A. S. V. P. SERVICES PRIVATE LIMITED [Strike Off] CIN = U74999HR2014PTC052304

Company & Directors' Information:- G S CAPITAL SERVICES PVT. LTD [Strike Off] CIN = U67120RJ1994PTC008336

Company & Directors' Information:- A P V CAPITAL SERVICES PVT LTD [Strike Off] CIN = U67120CH1994PTC014470

Company & Directors' Information:- R AND T SERVICES PRIVATE LTD. [Strike Off] CIN = U72501DL1998PTC096640

Company & Directors' Information:- S S SERVICES PVT LTD [Strike Off] CIN = U74140WB1988PTC044009

Company & Directors' Information:- D S FINANCIAL SERVICES PVT. LTD. [Strike Off] CIN = U51109WB1990PTC048460

Company & Directors' Information:- I O P T 4 M O R E FINANCIAL SERVICES PRIVATE LIMITED [Active] CIN = U65999MH2009PTC192104

Company & Directors' Information:- L B CAPITAL SERVICES PRIVATE LIMITED [Strike Off] CIN = U67110MH2002PTC136091

Company & Directors' Information:- B. S. CAPITAL SERVICES PRIVATE LIMITED [Strike Off] CIN = U65990PB2008PTC031794

Company & Directors' Information:- S S D SERVICES PRIVATE LIMITED [Active] CIN = U74910RJ1996PTC012694

Company & Directors' Information:- V & V SERVICES PRIVATE LIMITED [Strike Off] CIN = U74990MH2010PTC206211

Company & Directors' Information:- D S SERVICES PRIVATE LIMITED [Strike Off] CIN = U65923MH2012PTC226482

Company & Directors' Information:- O. T. S. COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U93000MH2007PTC169128

Company & Directors' Information:- I. & I. FINANCIAL SERVICES PRIVATE LIMITED [Active] CIN = U93090MH2017PTC298584

Company & Directors' Information:- P R CAPITAL SERVICES PRIVATE LIMITED [Active] CIN = U51900MH1999PTC119155

Company & Directors' Information:- C. D. FINANCIAL SERVICES PRIVATE LIMITED [Active] CIN = U67190MH2012PTC230709

Company & Directors' Information:- P AND I SERVICES PRIVATE LIMITED [Active] CIN = U63090MH1981PTC024997

Company & Directors' Information:- R K D COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U64200MH2011PTC217962

Company & Directors' Information:- F F C SERVICES PRIVATE LIMITED [Active] CIN = U74900PN2014PTC153348

Company & Directors' Information:- R. B. SERVICES PRIVATE LIMITED [Active] CIN = U74999MH2017PTC302692

Company & Directors' Information:- Q C SERVICES PRIVATE LIMITED [Active] CIN = U74999PN2013PTC148110

Company & Directors' Information:- N S S COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U72200TG2010PTC071384

Company & Directors' Information:- S AND N FINANCIAL SERVICES PRIVATE LIMITED [Active] CIN = U67190TN2014PTC095802

Company & Directors' Information:- K & S FINANCIAL SERVICES PRIVATE LIMITED [Strike Off] CIN = U74120UP2011PTC044597

Company & Directors' Information:- D T N COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U64203TN1982PTC009325

Company & Directors' Information:- U & I FINANCIAL SERVICES PRIVATE LIMITED [Strike Off] CIN = U74140TG2011PTC072616

Company & Directors' Information:- I & A FINANCIAL SERVICES PRIVATE LIMITED [Converted to LLP] CIN = U65923TG2012PTC079262

Company & Directors' Information:- B S K A SERVICES PRIVATE LIMITED [Strike Off] CIN = U74900WB2013PTC198627

Company & Directors' Information:- S N SERVICES PRIVATE LIMITED [Strike Off] CIN = U74900JK2014PTC004110

Company & Directors' Information:- R N SERVICES PRIVATE LIMITED [Strike Off] CIN = U74900CH2013PTC034757

Company & Directors' Information:- B R I O COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U22300DL2012PTC242469

Company & Directors' Information:- R M E-SERVICES PRIVATE LIMITED [Active] CIN = U72300DL2007PTC166470

Company & Directors' Information:- A Y SERVICES PRIVATE LIMITED [Active] CIN = U74140DL2012PTC239759

Company & Directors' Information:- J N D SERVICES PRIVATE LIMITED [Strike Off] CIN = U74140DL2014PTC264620

Company & Directors' Information:- K AND I COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U74999DL2005PTC140331

Company & Directors' Information:- V. S. SERVICES PRIVATE LIMITED [Strike Off] CIN = U74999DL2012PTC233958

Company & Directors' Information:- S & V SERVICES PRIVATE LIMITED [Active] CIN = U74999DL2015PTC287145

Company & Directors' Information:- CAPITAL E-SERVICES PRIVATE LIMITED [Active] CIN = U72200DL2006PTC149402

Company & Directors' Information:- A R J SERVICES PRIVATE LIMITED [Active] CIN = U72200DL2015PTC286948

Company & Directors' Information:- R G FINANCIAL PRIVATE LIMITED [Strike Off] CIN = U65923DL1984PTC018552

Company & Directors' Information:- I-CAPITAL SERVICES PRIVATE LIMITED [Active] CIN = U65990DL2012PTC230081

Company & Directors' Information:- M K R SERVICES PRIVATE LIMITED [Strike Off] CIN = U93000DL2012PTC242159

Company & Directors' Information:- B AND B FINANCIAL SERVICES PRIVATE LIMITED [Active] CIN = U74899DL1995PTC068601

Company & Directors' Information:- M M M COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U32204DL2007PTC164017

Company & Directors' Information:- Y S T CAPITAL SERVICES PRIVATE LIMITED [Under Process of Striking Off] CIN = U67190DL2012PTC234041

Company & Directors' Information:- D W W COMMUNICATIONS PRIVATE LIMTIED [Strike Off] CIN = U64200DL2007PTC169339

Company & Directors' Information:- G W SERVICES PVT LTD [Strike Off] CIN = U79140DL2001PTC111194

Company & Directors' Information:- B 2 B SERVICES PRIVATE LIMITED [Strike Off] CIN = U74140HR2013PTC049213

Company & Directors' Information:- R K SERVICES PRIVATE LIMITED [Active] CIN = U45200HR2007PTC041783

Company & Directors' Information:- N G R B FINANCIAL SERVICES PRIVATE LIMITED [Active] CIN = U67190HR2013PTC049521

Company & Directors' Information:- L G & S CAPITAL PRIVATE LIMITED [Strike Off] CIN = U67110KA2013PTC068873

Company & Directors' Information:- K 2 COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U74300KA2007PTC042842

Company & Directors' Information:- K H FINANCIAL SERVICES PRIVATE LIMITED [Strike Off] CIN = U74140GJ2004PTC044313

Company & Directors' Information:- A. R. T. SERVICES PRIVATE LIMITED [Active] CIN = U51900GJ2009PTC056248

Company & Directors' Information:- K. R. COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U74999GJ2016PTC093336

Company & Directors' Information:- B 9 N SERVICES PRIVATE LIMITED [Active] CIN = U74900KL2012PTC032087

Company & Directors' Information:- V J SERVICES PRIVATE LIMITED [Strike Off] CIN = U29242GJ2013PTC074510

Company & Directors' Information:- N I SERVICES PRIVATE LIMITED [Strike Off] CIN = U64202KL2000PTC014355

Company & Directors' Information:- 7-A SERVICES PRIVATE LIMITED [Active] CIN = U74999DL2019PTC359011

Company & Directors' Information:- A. N. COMMUNICATIONS PRIVATE LIMITED [Active] CIN = U74130DL2020PTC372569

Company & Directors' Information:- L & C SERVICES PRIVATE LIMITED [Active] CIN = U45309BR2020PTC049854

Company & Directors' Information:- H S FINANCIAL SERVICES PRIVATE LIMITED [Active] CIN = U65990GJ2021PTC119398

Company & Directors' Information:- L K E SERVICES PRIVATE LIMITED [Active] CIN = U74999RJ2021PTC073635

Company & Directors' Information:- V R COMMUNICATIONS INDIA PRIVATE LIMITED [Active] CIN = U74999PN2021PTC202406

Company & Directors' Information:- V B CAPITAL SERVICES PRIVATE LIMITED [Strike Off] CIN = U65921PB1995PTC017306

Company & Directors' Information:- F I SERVICES PRIVATE LIMITED [Strike Off] CIN = U74999DL2001PTC113001

Company & Directors' Information:- C R D SERVICES PVT LTD [Active] CIN = U72300AS1988PTC003097

Company & Directors' Information:- D V G FINANCIAL SERVICES PRIVATE LIMITED [Strike Off] CIN = U65921DL1994PTC057078

Company & Directors' Information:- U F O COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U92100DL1997PTC087625

Company & Directors' Information:- B I M SERVICES PRIVATE LIMITED [Strike Off] CIN = U74140KA1974PTC002694

Company & Directors' Information:- T Q M SERVICES PVT. LTD. [Strike Off] CIN = U74140DL1999PTC101341

Company & Directors' Information:- K & K COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U74300TN1995PTC030627

Company & Directors' Information:- Z AND N COMMUNICATIONS PRIVATE LIMITED [Strike Off] CIN = U74300TZ1996PTC007333

Company & Directors' Information:- B AND M SERVICES PRIVATE LIMITED [Strike Off] CIN = U74140MH1977PTC019880

Company & Directors' Information:- CAPITAL COMMUNICATIONS COMPANY PRIVATE LIMITED [Strike Off] CIN = U99999DL1992PTC049188

Company & Directors' Information:- M K M FINANCIAL SERVICES PVT. LTD. [Strike Off] CIN = U99999DL1995PTC067375

Company & Directors' Information:- M J B E-SERVICES PRIVATE LIMITED. [Strike Off] CIN = U72400DL2006PTC150832

Company & Directors' Information:- U AND V FINANCIAL SERVICES PRIVATE LIMITED [Strike Off] CIN = U74140KL2008PTC021963

    Review Petition (L) No. 5868 of 2021 in Comm Arbitration Petition No. 434 of 2021

    Decided On, 04 August 2021

    At, High Court of Judicature at Bombay

    By, THE HONOURABLE MR. JUSTICE G.S. PATEL

    For the Petitioner: “Agarwals” - Premlal Krishnan, Dinesh Bhate, i/b Pan India Legal Services LLP, Advocates. For The Respondent: “TATA CAPITAL” – Dr. Birendra Saraf, Senior Advocate, Rohan Savant, Sachin Chandarana, Chandrajit Das, i/b M/s. Manilal Kher Ambalal & Co., Advocates.



Judgment Text

Oral Judgment:1. This Review Petition was adjourned yesterday at Mr Krishnan’s request. He appears for the Review Petitioners (“the Agarwals”). I have heard him at some length this afternoon and, briefly, Dr Saraf for the contesting Respondent (“Tata Financial”).2. In my view, this Review Petition is not only thoroughly misconceived but is also deliberately mischievous, and quite possibly vexatious. I believe it is precisely the kind of proceeding that the Commercial Courts Act 2015 (“the CCA”) deprecates. It has taken an unconscionable amount of the court’s time. The CCA uses the expressions “frivolous claim”, “vexatious proceeding” and “wasting the time of the Court”. This Review Petition is all three; I will return to this part of the CCA towards the end of this judgment. Apropos the last of these, the phrasing in the CCA is not “taking the time of the Court” but “wasting the time of the Court”. The difference is significant: every litigant is entitled to the Court’s time. After all, the purpose of a court is to make time for a litigant. But no litigant is entitled to squander or waste the time of the court. That is as unfair to a court as it is to other litigants waiting in line. In the Commercial Division, governed by the provisions of the CCA, wasting the time of the Court invites an order of costs. I have, therefore, not only dismissed the Review Petition, but I have done so with costs.3. The law on the power of review is now far too well-settled to warrant any larger discussion. There are two authorities that Dr Saraf cites that seem to me apposite to this case; I will come to those later. But it is not contentious that the power of substantive review — as opposed to procedural or “purely procedural” review — is, first, one that must be conferred by law, (See Patel Narshi Thakershi & Ors v Shri Pradyuman Singhi Arjunsinghji, (1971) 3 SCC 844; Patel Chunibhai Dajibha etc v Narayanrao Khanderao Jambekar & Anr, AIR 1965 SC 1457; Harbhajan Singh v Karam Singh & Ors, AIR 1966 SC 641; RR Verma & Ors v Union of India & Ors, (1980) 3 SCC 402)and, second, the exercise of the power of review is narrowly constrained by the law that confers it. This law is not new either. In fact, it is very old. In the 1891 decision in Drew v Willis, (1891) 1 QB 450. Cited in Harbhajan Singh, supra)Lord Esher, M.R., said that no court or authority has the power to set aside an order properly made, unless it (viz., the power) is given by statute.4. In 1914, in Hession v Jones, (1914) 2 KB 421. Also cited with approval in Harbhajan Singh, supra)Bankes J held that no court has the power to review an order deliberately made after argument and to entertain a fresh argument upon it with a view to ultimately confirming or reversing it. The decision in Hession — a case about a contract for sale of eggs — is oddly prescient to the facts of this case, as the extract that follows shows.BANKES J. This is an application on behalf of the plaintiff, the respondent on an appeal to this Court, to restore the appeal to the list. Such an application may be made either (1.) to restore a case which has merely been struck out and has never been heard and decided because the appellant did not attend; or (2.) to restore a case in which the appellant has appeared and argued his appeal in the absence of the respondent and the Court has heard the appeal and come to a decision. In the first case the application is to restore an appeal which has not been heard; in the second case the application is to set aside a decision after a hearing which in the respondent's view is not satisfactory because he was not present. This is an application of the second class, to set aside an order of this Court made by Ridley J. and myself after hearing. The appellant was present and produced a copy of the county court judge's notes and was ready to proceed with his appeal. The respondent was not represented. The appellant was the defendant in the county court. An action had been brought against him for the price of certain cases of eggs ordered by him for delivery at a named station. The plaintiff delivered a larger quantity than that ordered. The defendant had refused to take delivery on the grounds (1.) that there was unreasonable delay in forwarding and (2.) that the eggs were not in proper condition. When he was sued in the county court he took the further point under s. 30, sub-s. 2, of the Sale of Goods Act, 1893, that the plaintiff could not succeed because he had tendered a different quantity from that ordered. The defendant claimed the right to reject on that ground also. The point was taken before the county court judge. The plaintiff contended that the defendant could not rely upon it, because he had not given it as his reason when he first rejected the goods. The county court judge decided the point in favour of the plaintiff. In the opinion of Ridley J. and myself he was wrong in so deciding. Before deciding the appeal we considered whether there was any evidence that the defendant had waived or abandoned or in any way estopped himself from relying on this defence, and came to the conclusion that he had not done so. Accordingly we made an order allowing the appeal; we set aside the judgment of the county court, and ordered judgment to be entered for the defendant in that Court. That order was duly drawn up by the officer of this Court; a copy of the order was obtained by the solicitor for the appellant, the defendant below, and he was thereupon in a position to have the record in the county court altered by striking out the judgment for the plaintiff and entering judgment for the defendant. I do not know whether that was done, but there is no doubt that the order of this Court was drawn up and perfected before any step was taken to set it aside. It is clear therefore that this is an application to review an order deliberately made after argument and to entertain a fresh argument upon it with a view to ultimately confirming or reversing it. Has the Court jurisdiction to do this? I may say at once that if we have I should not exercise it in the present case, because any application of this sort must be supported by an affidavit of merits. I have read the affidavit in this application and can find nothing which would lead me to alter the opinion I formed on the hearing of the appeal. But it is necessary to consider the jurisdiction of the Court. The application is supported by an affidavit in which the solicitor for the plaintiff says that by an unfortunate mistake he did not instruct any one to appear for the respondent on the appeal. … Our jurisdiction therefore is in part a statutory jurisdiction regulated by the Rules of the Supreme Court, 1883, and partly an inherent jurisdiction which we possess as judges of the High Court. The question is whether either by the rules or by reason of our inherent jurisdiction we have the power to reinstate this appeal. Then as to the inherent jurisdiction of the Court. Before the Judicature Acts the Courts of common law had no jurisdiction whatever to set aside an order which had been made. The Court of Chancery did exercise a certain limited power in this direction. All Courts would have power to make a necessary correction if the order as drawn up did not express the intention of the Court; the Court of Chancery, however, went somewhat further than that, and would in a proper case recall any decree or order before it was passed and entered; but after it had been drawn up and perfected no Court or judge had any power to interfere with it. That is clear from the judgment of Thesiger L.J. in the case of In re St. Nazaire Co [(1879) 12 Ch D 88].(Emphasis added)5. As we shall presently see, this Review Petition is in the same class as Hession. It seeks a reinstatement of the original Arbitration Petition on grounds never argued, never taken, and some never pleaded; and it does so after the original Arbitration Petition was fully argued, and then decided by pronouncement in open court. The order under review was then ‘perfected’, that is to say its transcript was corrected, signed and uploaded, the very next day or perhaps shortly after pronouncement.6. A power of review is conferred on our civil courts by Section 114 and Order 47 of the Code of Civil Procedure, 1908 (“CPC”). The relevant part of those provisions say:114. Review.—Subject as aforesaid, any person considering himself aggrieved—(a) by a decree or order from which an appeal is allowed by this Code, but from which no appeal has been preferred,(b) by a decree or order from which no appeal is allowed by this Code, or(c) by a decision on a reference from a Court of Small Causes, may apply for a review of judgment to the Court which passed the decree or made the order, and the Court may make such order thereon as it thinks fit.Order 47 REVIEW 1. Application for review of judgment.—(1) Any person considering himself aggrieved—(a) by a decree or order from which an appeal is allowed, but from which no appeal has been preferred,(b) by a decree or order from which no appeal is allowed, or(c) by a decision on a reference from a Court of Small Causes, and who, from the discovery of new and important matter or evidence which, after the exercise of due diligence was not within his knowledge or could not be produced by him at the time when the decree was passed or order made, or on account of some mistake or error apparent on the face of the record of for any other sufficient reason, desires to obtain a review of the decree passed or order made against him, may apply for a review of judgment to the Court which passed the decree or made the order.(2) A party who is not appealing from a decree or order may apply for a review of judgment notwithstanding the pendency of an appeal by some other party except where the ground of such appeal is common to the applicant and the appellant, or when, being respondent, he can present to the Appellate Court the case on which he applies for the review.Explanation.—The fact that the decision on a question of law on which the judgment of the Court is based has been reversed or modified by the subsequent decision of a superior Court in any other case, shall not be a ground for the review of such judgment.]2. [deleted]3. …4. Application where rejected.—(1) Where it appear to the Court that there is not sufficient ground for a review, it shall reject the application.(2) Application where granted.—Where the Court is of opinion that the application for review should be granted, it shall grant the same:Provided that—(a) no such application shall be granted without previous notice to the opposite party, to enable him to appear and be heard in support of the decree or order, a review of which is applied for; and(b) no such application shall be granted on the ground of discovery of new matter or evidence which the applicant alleges was not within his knowledge, or could not be adduced by him when the decree or order was passed or made, without strict proof of such allegation.5. …6. …7. Order of rejection not appealable. Objections to order granting application.—(1) An order of the Court rejecting the application shall not be appealable; but an order granting an application may be objected to at once by an appeal from the order granting the application or in an appeal from the decree or order finally passed or made in the suit.(2) …(3) …8. …9. …7. The Agarwals were respondents to the original Section 9 Arbitration Petition. Tata Finance was the Petitioner. I made an order on 12th March 2021. I held against the Agarwals. I said they had, prima facie, no defence at all — they were indubitably borrowers from Tata Finance under finance agreements, and, not having repaid the loan on the terms of the agreement, were in contractual default. I directed an asset disclosure and granted an injunction. This is the order the Agarwals seek to review.8. But before they filed this Review Petition, the Agarwals filed an appeal. By the time of the Appeals, the Agarwals had changed lawyers. They had now engaged M/s Pan India Legal Services LLP. Counsel instructed by Pan India Legal Services LLP in the appeal court sought to contend that I had failed to consider the Agarwals’ written submissions (filed at a much earlier date, on 15th December 2020) in my order of 12th March 2021. The Appeal Court disposed of the appeal by granting the Agarwals liberty to file a review.9. It is actually correct that in my order of 12th March 2021 I did not consider the Agarwals’ written submissions. I do not do so because nobody asked me to. Nobody even told me they had been filed. Nobody briefed for the Agarwals made any arguments on the written submissions. Before me, Mr SK Sen appeared for the Agarwals, not only on that date but on several previous occasions. He did not once reference these written submissions. Now, apart from his acuity and legal acumen, Mr Sen has built himself a reputation in this court for a preternaturally calm doggedness, and for being as undaunted as he is dauntless. I imagine that had he wanted to show me the written submissions and found any argument on them, no human force could have stopped him and I would have had no choice in the matter. But for whatever reason he did not once refer to them.10. I dictated the order in open Court. Mr Sen was present throughout. At no point did he say that I had not dealt with a point he canvassed, or that I had not taken into account the written submissions — simply because he never argued the latter. No one for the Agarwals applied for a clarification or speaking to the minutes in the days that followed. The very first time that this ground — of the written submissions not being considered — was raised was by these new lawyers in appeal.11. But this is not the frame of the Review Petition at all. Its grounds for review are, to put it mildly, astonishing.12. Ground A says that this Court has no jurisdiction because the dispute between the parties is within the jurisdiction of the Debts Recovery Tribunal (“DRT”). This was never argued before me. More importantly, it is no part of the Affidavit in Reply. It is also not a part of these much-vaunted written submissions. Mr Krishnan insists this is a question of law that can be taken at any stage. He is wrong. In this case, it is at the very least a mixed question of fact and law. His case is that Tata Finance is covered by a Notification dated 5th August 2016 of the Ministry of Finance and hence cannot arbitrate its disputes. It must follow the special procedure under the Recovery of Debts Due to Banks and Financial Institutions Act, 1993 (“the DRT Act”). No copy of any such notification of 2016 regarding Tata Finance is annexed. Dr Saraf submits that the correct notification in question as regards Tata Capital is of 24th February 2020, not 5th August 2016. It is not under DRT Act but is under the Securitisation and Reconstruction of Financial Assets and Enforcement of Security Interest Act, 2002 (“the SARFAESI Act”). Mr Krishnan’s reliance on the decision of the Supreme Court in Vidya Drolia & Ors v Durga Trading Corporation (2021) 2 SCC 1)is misplaced: paragraph 58 says claims covered by the DRT Act are non-arbitrable. In any case, I do not see how this furnishes a ground of review. Nobody ever argued it.13. Ground B is that no leave was obtained under Order II Rule 2 of the Code of Civil Procedure 1908. This is on the basis that the present Petition was lodged on 24th September 2020 and two days earlier Tata Capital filed Commercial Summary Suit on 22nd September 2020. Mr Krishnan insists that the subject matter of the two actions is the same. Dr Saraf disagrees. He says that the Summary Suit was on distinct cause of action on a transaction that did not have an arbitration clause. But I am not going into the merits of that at all. I cannot. Once again this ground was not argued by Mr Sen before me. It turns on a question of fact: that the cause of action in both proceedings is the same. Mr Krishnan insisting that the two are identical does not make it so. It ought to have been shown. There is a reference in paragraph 5(a) and 5(b) of the written submissions to the summary suit. But this only says that the Tata Capital is approaching multiple forums and it would be impermissible for the arbitration proceedings and summary suit to be adjudicated simultaneously. That is not the same as showing that the two causes of action and underlying transactions are the same. Mr Sen made no submission based on this. There is also no such averment in the Affidavit in Reply.14. Ground C says that there is no period of repayment in the sanction letter. I have dealt with this. I rejected it. I said that the submission amounted to saying that the Agarwals got a gift from Tata Finance. It is no ground of review and Mr Krishnan does not press it.15. Ground D is on the question of insufficient stamping. Again, this was not argued. The ground incorrectly references the decision of the Supreme Court in Garware Wall Ropes Ltd V Coastal Marine Construction (2019) 9 SCC 209)and happily ignores the law thereafter, especially the decision of the Supreme Court in NN Global Mercantile Pvt Ltd v Indo Uniqie Flame Ltd & Ors. (2021) 4 SCC 379).That decision of 11th January 2021. This Review Petition was filed on 22nd July 2021. The omission could not have been accidental and prima facie seems designed to mislead on law.16. Ground E is clearly on merits, saying that there was no justification for an order under Section 9. It seeks to distinguish authorities I noted in the order under review. That is impermissible in our limited review jurisdiction. Mr Krishnan does not press it.17. A more fundamental point is this. The entire Review Petition does not explain nor does Mr Krishnan show how this Petition falls within the narrow limits of Section 114 or Order 47 of the Code of Civil Procedure 1908. It more or less assumes that a party’s right to seek a review of a final order after arguments is, if not quite a fundamental right, something very close to it. The submission seems to be that anyone can file a Review Petition on any ground whatsoever even if it is not pleaded or argued. It is perfectly all right, the suggestion continues, to assail an order in appeal or in review on grounds never taken or submitted. A mere change of advocates is enough. Their latter-day epiphany on all matters — of fact and law both — is enough ground for a review.18. More disturbing is the implicit suggestion that Counsel’s arguments are almost entirely worthless; and, by necessary extension, that Counsel are entirely redundant. If the attorney has filed something on record, Counsel must argue it, no matter how trifling or irrelevant. Further, it is then the job of the Court to engage in some sort of forensic archaeological excavation of these often mountainous records, and go through them document by document and page by page, to ferret out some sort of case in favour of a Review Petitioner, even if counsel have never argued every single line of what is pleaded. Whether or not Mr Krishnan agrees with my interpretation of his arguments and the implication for Counsel is totally irrelevant. For that is indeed the implication of the submission he makes when he says that my order does not take into account some written submissions tucked away at the back of a large file and to which my attention was never drawn and on which Counsel then appearing made no submissions at all.19. We have Counsel for a reason. We expect of them certain skills. Foremost among these is their ability to sanguinely render assistance to the Court. This purpose is fundamental. It is not achieved by saying that Counsel’s arguments are irrelevant. It is not achieved by saying that counsel overlooked or were not properly briefed or that counsel ought to have but did not take some point. Counsel often realize, as well they should, that not all arguments taken in affidavits or even in written submissions are worth pursuing. They confine their arguments to a few points. They know that the rest do not matter and will not convince. If Counsel has not urged a point, the fact that there were written submissions is immaterial if those written submissions were never in fact argued.20. Counsel’s failure to argue written submissions is not a ground of review or, I dare say, even appeal. It is no ground to assail any order of any judge of any court. If the written submissions were to be relied on, that ought to have been done during arguments, or, at any rate, while judgment was being dictated in open court or at best shortly after the judgment or order was uploaded. These never-argued written submissions cannot be taken in hindsight.21. Sometimes, after arguments close, we permit written submissions. That requires an order of the Court, and the Court then always references the written submissions it called for. There is no such order calling for the written submissions. The original Arbitration Petition was before me and no other court since the time it was instituted. It was listed on 13th October 2020, 2nd November 2020, 7th December 2020, 16th December 2020, 5th January 2021, 11th February 2021, 12th February 2021 and 12th March 2021 (this being the order under review). The orders of 7th December 2020 and 16th December 2020 are important for today’s purposes. The order of 7th December 2020 only stood over the matter by consent to 16th December 2020. It did not permit any written submissions to be filed. Neither did any previous order. The written submissions are of 15th December 2020, one day before the next listing date. Even on 16th December 2020, and in no order thereafter, did anyone mention these written submissions. I do not pretend to understand how, without a specific order of the court, the Agarwals could have entered these written submissions on record. There is no inward stamp of December 2020 showing receipt. I do not know how the registry permitted this filing. It seems to have been done by email — but still without an order permitting the filing — for the printed document has only the scanned signature of Mr Vishwas Deo. Therefore, I do not know, and cannot say, whether as a matter of record, i.e., with a court order, these written submissions were filed. It is possible that they were simply printed out when we moved from online / email filings to physical filings. There is no praecipe asking the written submissions to be taken on record.22. In fact, I do not know whether Mr Sen in March 2021 even knew of these written submissions or had himself seen them. He certainly did not argue on them.23. This is the situation of which Mr Krishnan seeks to take advantage. I do not see how it cannot be termed undue advantage. There is no order permitting those written submissions. There is no inward entry from the registry. There is no physically signed set of written submissions. There is only a print out and it has somehow been tucked at the back of the file. That is the level of unfairness with which I am sought to be confronted.24. That arguing counsel often confine themselves to a single point or a few points is, indeed, exemplified by this Review Petition itself. For the only point Mr Krishnan has canvassed is the one about the summary suit. He has not pressed anything else. I have heard him in open Court after giving him a date to prepare as he requested yesterday, and I have dictated this order in open Court.25. Dr Saraf says this point about the summary suit being based on the same transaction and the same cause of action is not taken even in the Review Petition. Mr Krishnan’s reply is to point to Ground F(d) at page 19:“d) That this Hon’ble Court failed to appreciate that the alleged sanction letter is distinct from the consortium loan as the alleged sanction letter is a part of the alleged Loan Agreement. Furthermore, the alleged account statement and alleged recall notice are common in respect of both alleged loans and there are no bifurcation of amount under the alleged facilities. The alleged One Time Temporary Limit Finance and/or Working Capital Demand Loan facility are one and the same and are not distinct to each other. Had it been that One Time Temporary Limit Finance and Working Capital Demand Loan facility would be a separate facility, there would have been:-* Separate Agreement;* Separate Sanction;* Separate Account Statement;* Separate Documentation;* Separate Demand Letter.However, as there is no separate Agreement/Separate Sanction/ Separate Account Statement/ Documentation/ Demand Letter, it is presumed that the One Time Temporary Limit Finance/ ad hoc is part of the alleged original loan agreement and extension of original sanction letter.”26. But this is no answer at all to Dr Saraf’s objection. And this is how it goes. Mr Krishnan makes a submission. When Dr Saraf points out this is not a ground taken in the Review Petition, Mr Krishnan shows me something totally irrelevant and on another aspect (which is on merits and not a ground for review). Mr Krishnan’s submission is that no matter what the controlling law is, I must strain every nerve to find for his clients, even if I have to do this in some circuitous, inferential way. It is clearly not possible for him to argue that the Agarwals were unaware of the summary suit — they were, and most certainly so by the time of my order of 12th March 2021. But it was never argued and it is, as I noted earlier, a question of fact.27. A very similar case came up before the Hon’ble Mr Justice SC Gupte in Mohinder Rijhwani & Ors v Hiranandani Construction Pvt Ltd. (2019 SCC OnLine Bom 1827 : (2019) 6 Bom CR 837).Several months after he delivered a reasoned judgment, an application for review was made before him suggesting that during the course of hearing he indicated his mind in a certain way and that counsel had according trimmed and tailored arguments and not pressed the point or not made it fully. Gupte J said:12. In Moran Mar Basselios Catholicos (supra), [Moran Mar Basselios Catholicos v Most Rev. Mar Poulose Athanasius ((1955) 1 SCR 520 : AIR 1954 SC 526)] the controversy concerned a statement made by the judges of the Full Bench of the High Court of Travancore (per majority of two judges) that the defendants’ advocate had conceded that the plaintiffs had not left the Church and they were as good members of the Church as anybody else. It was the case of the defendants (the review petitioners) that this statement was said to be inaccurate, incomplete and misleading. The argument before the Supreme Court was that the majority decision proceeded on a misconception as to the concession said to have been made by the defendants’ advocate. This misconception was sought to be proved through affidavit and other documentary evidence. That was objected to by the Attorney General. The learned Attorney General’s argument was that the affidavit and document could not be said to be part of the “record” within the meaning of Order 47 Rule 1. The Supreme Court did not countenance the objection. According to the court, there was no reason to construe the word “record” in any restricted sense. The court observed that when the error complained of was that the court assumed that a concession was made when none had in fact been made or that the court misconceived the terms of that concession or the scope or extent of it, it would not generally appear on record but would have to be brought before the court by way of an affidavit and this could only be done by way of review. Once again, these facts are clearly distinguishable. In our case, the court did not proceed on any concession made by Counsel; the order under review mentions none. If it was Counsel, who was under a misconception as to the position of the court and therefore, chose not to argue a point, that by itself is no ground for review and cannot be brought in by way of an affidavit. In any event, the affidavit in support of review petition does not refer to any such misconception, as noted above. As for what transpired in court, there is, as noticed above, a serious contest between the parties and there is no question of taking a view one way or the other based on a unilateral statement of the review petitioners.14. The Review Petitioners’ case here is neither supported by law or authority of court. If anything, it would set a bizarre precedent, if accepted, that it is open to seek review of a judgment or order, if the court had indicated its mind one way in court whilst reserving the judgment and the judgment came the other way or that Counsel appearing before the court was under an impression that the case would be decided one way and in reality, it was decided otherwise. (Emphasis added)28. Even if that decision can fairly be set to turn on the facts of this case, the general principle that it propounds is not only salutary but is essential. If this practice is to be encouraged — that a party faced with an adverse order first files an appeal on a ground never taken or argued before the court of first instance — then that injects an impermissible level of uncertainty into the whole decision-making process. A Review Petition that follows a disposal of that appeal with liberty to the appellants to file a Review Petition, again on grounds never taken, argued or even pleaded only aggravates the matter.29. To take a step back from all of this, it is necessary, I think, to see the Review Petitioners for what they really are. There is no dispute that they are borrowers from Tata Capital. These are all attempts to avoid the inevitable. They must come a point when a Court must say enough is enough and they cannot succeed in taking this further.30. As to the contours of a Review Petition, I need only refer to the Division Bench Judgment of this Court in Radhakrishna CHSL & Anr v State of Maharashtra & Ors. (2017 SCC OnLine Bom 9855 : (2017) 6 Mh LJ 932).The decision quoted at length from the decision of the Supreme Court in Kamlesh Verma V Mayawati & Ors (2013) 8 SCC 320 : AIR 2013 SC 3301).The relevant portions read thus:[Citing from Kamlesh Verma]:14. Review is not re-hearing of an original matter. The power of review cannot be confused with appellate power which enables a superior court to correct all errors committed by a subordinate court. 15. Review proceedings are not by way of an appeal and have to be strictly confined to the scope and ambit of Order XLVII, Rule 1 of CPC. In review jurisdiction, mere disagreement with the view of the judgment cannot be the ground for invoking the same. Summary of the Principles:16. Thus, in view of the above, the following grounds of review are maintainable as stipulated by the statute:(A) When the review will be maintainable:-(i) Discovery of new and important matter or evidence which, after the exercise of due diligence, was not within knowledge of the petitioner or could not be produced by him;(ii) Mistake or error apparent on the face of the record;(iii) Any other sufficient reason.The words “any other sufficient reason” has been interpreted in Chhajju Ram v. Neki, AIR 1922 PC 112 and approved by this Court in Moran Mar Basselios Catholicos v. Most Rev. Mar Poulose Athanasius & Ors., (1955) 1 SCR 520: (AIR 1954 SC 526), to mean “a reason sufficient on grounds at least analogous to those specified in the rule”. The same principles have been reiterated in Union of India v. Sandur Manganese & Iron Ores Ltd. & Ors., JT 2013 (8) SC 275 : (2013 AIR SCW 2905).(B) When the review will not be maintainable:-(i) A repetition of old and overruled argument is not enough to reopen concluded adjudications.(ii) Minor mistakes of inconsequential import.(iii) Review proceedings cannot be equated with the original hearing of the case.(iv) Review is not maintainable unless the material error, manifest on the face of the order, undermines its soundness or results in miscarriage of justice.(v) A review is by no means an appeal in disguise whereby an erroneous decision is re-heard and corrected but lies only for patent error. (vi) The mere possibility of two views on the subject cannot be a ground for review. (vii) The error apparent on the face of the record should not be an error which has to be fished out and searched.(viii) The appreciation of evidence on record is fully within the domain of the appellate court, it cannot be permitted to be advanced in the review petition.(ix) Review is not maintainable when the same relief sought at the time of arguing the main matter had been negatived.”9. The above principles are culled out from the judgment of the Hon’ble Supreme Court itself. That is a law of the land. They are salutary in character and by virtue of Article 141 of the Constitution of India bind all the judicial authorities. We cannot override the law declared by the Hon’ble Supreme Court of India as that binds all courts within the territory of India. The review petitioners before us are aware of the same. Yet, they have, in the garb of the order of the Hon’ble Supreme Court passed in this case, preferred this review petition not through the same advocates/counsel, who argued the matter when the order under review was passed by this court. They were aware that respondent No. 6 had challenged the acquisition of the land/property in issue unsuccessfully. The property stood acquired and the owner has lost his right, title and interest therein. He/it could not have propped-up the tenants/occupants of the building/structure standing on the land to question the acquisition. Therefore, as a strategy, the alleged dilapidated and unsafe condition of the structure/building was put in issue in the original writ petition purely to gain sympathy from this court. The very purpose of the writ petition was to take another chance or, to put it differently, initiate a second round to wriggle out of the acquisition of the property. Therefore, advisedly, the counsel arguing the matter at the initial stage and when the order under review was passed, did not base his arguments on the pleadings, which we have reproduced above. When no argument was raised based on such pleadings and advisedly and purposely, though the pleadings were on record, now, through different advocates on record and distinct set of counsel, the petitioners are seeking to get over a binding order of this court. This is a third round and in the garb of a review, a re-hearing of the case is sought. That is why we have deprecated the practice and routinely adopted in this court of litigants filing review petitions not through the same advocates and counsel, who were engaged when the orders under review are passed. A different set of advocates/counsel is engaged and the same contentions and submissions, which were either not raised, given up or negatived earlier, are sought to be re-introduced by taking advantage of the liberty granted by the Hon’ble Supreme Court of India. Should we, therefore, encourage this trend, which destroys long-standing, healthy practices and traditions of this court. The professionals and litigants may not feel anything about the rich heritage and healthy practices and traditions of this court, but surely we cannot abandon or ignore them. More so, when they are deep rooted and have stood the test of time.”(Emphasis added)31. A litigant has a right to be heard by a court. He has a right to engage a lawyer, who will be heard on that party’s behalf. But no party has the right to keep changing lawyers and then having the new lawyers attempt to argue points not raised, given up or rejected. Certainly no lawyer is entitled to say to a court, “I am entitled to urge anything and everything, even points my client’s previous lawyer did not argue, or may have given up or which you negatived. I am entitled to do all this because I am now newly engaged and therefore it matters not a whit what my client’s previous lawyer, no matter how illustrious or brilliant, said or did.” There is no such right.32. No matter how long and tortuous litigation in India may be, it must have some finality. If what Mr Krishnan seems to believe is legitimate — that appeals can be filed on grounds not argued and that review petitions can be similarly pressed — then there is no end in sight at all. This is anathema to our jurisprudence.33. The Review Petition is entirely bereft of merit. Allowing it would set a dangerous precedent. The Review Petition is dismissed.34. As to costs, this being in the Commercial Division, the amendment to CPC Section 35 effected by the CCA will operate: costs must ordinarily follow the event. If not, reasons must be recorded. Dr Saraf presses for an order of costs. I can see no reason not to make that order.35. In response, it is now suggested by Mr Krishnan for the Review Petitioner was “not his choice” but “was suggested by the Division Bench”. Those are his exact words. The argument is quite possibly the most repellent I have heard in a long time. Mr Krishnan leaves me with no choice. I will now reproduce the whole order of 20t

Please Login To View The Full Judgment!

h June 2021 of the Appeal Court. It is at Exhibit ‘D’ at pages 103-104. This is what it says:“By the above Appeal, the Appellants have impugned the Order dated 12th March 2021 passed by the Learned Single Judge whilst disposing off the Arbitration Petition (L) NO. 3628 of 2020 filed by the Respondent No. 1 seeking reliefs by way of interim protection under Section 9 of the Arbitration and Conciliation Act, 1996. The learned Advocate for the Appellants has made several submissions before this Court. However, it appears that though the said submissions were set out in the written submissions filed by the Appellants, much prior to the commencement of arguments, the same were not advanced before the learned Single Judge at the time of making oral submissions. In view thereof, we grant liberty to the Appellants to file a Review Petition seeking review of the impugned Order dated 12th March, 2021 before the Learned Single Judge. Since the execution proceedings are fixed on 26th July 2021, the Review Petition may be moved before the Learned Single Judge on or before 23rd July 2021. Needless to add that the Review Petition shall be heard strictly on merits. The Appeal is accordingly disposed off. The above Interim Application also stands disposed off.”(Emphasis added)36. The emphasized words above show clearly that the Division Bench merely granted liberty to the Agarwals to file a Review Petition. The Division Bench did not ‘direct’ the Review Petitioner to do so. It did not ‘suggest’ that. It did not order it. The reason to grant this liberty, and it was not an idle indulgence, is set out in the previous part where the Court noted that the Counsel briefed by Mr Krishnan made several submissions that were based on the written submissions but were not advanced during the arguments either in my order of 12th March 2021.37. It lies ill in Mr Krishnan’s mouth to say that this Petition was filed because “the Division Bench directed” or “suggested” it. Nothing could be further from the truth. This is a deliberate and entirely unacceptable distortion of an unambiguous and clear order of a Division Bench of this Court. Frankly, to my mind, it is probably deserving of censure, but I will let that pass. But this does not mean that this serves as a reason not to award costs.38. I should also reiterate that the filing of the written submissions is in more than murky — and certainly ambiguous — circumstances as I have set out earlier: with no order of a court permitting it, no stamp of receipt, no praecipe, and a mere print-out of some digital document. That only makes matters worse.39. In my view, it is now time to send a clear message that this kind of conduct will not be tolerated. It will be dealt with severely. The factors that the CCA says must be taken into account while ordering costs are in Section 35(3) of the amended CPC:(3) In making an order for the payment of costs, the Court shall have regard to the following circumstances, including—(a) the conduct of the parties; (b) whether a party has succeeded on part of its case, even if that party has not been wholly successful;(c) whether the party had made a frivolous counterclaim leading to delay in the disposal of the case;(d) whether any reasonable offer to settle is made by a party and unreasonably refused by the other party; and(e) whether the party had made a frivolous claim and instituted a vexatious proceeding wasting the time of the Court. (Emphasis added)40. The Review Petitioners’ conduct is deplorable. The Review Petition is certainly frivolous and vexatious and it is an unforgivable waste of judicial time — which, not incidentally, has been to the timedisadvantage of other litigants as well.41. Consequently, the dismissal of the Review Petition will be accompanied by an order of costs in the amount of Rs. 5 lakhs. These costs are to be paid by the Review Petitioners directly to the Respondent within two weeks from the day this order is uploaded.42. This order will be digitally signed by the Private Secretary of this Court. All concerned will act on production of a digitally signed copy of this order.
O R