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



Pueblo Holdings Ltd., Marshall Islands V/S Emirates Trading Agency LLC, Dubai, UAE And Others


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:- 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:- 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:- 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:- MARSHALL CORPORATION LTD. [Active] CIN = U70101WB1984PLC038237

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:- H C TRADING PRIVATE LIMITED [Active] CIN = U51909WB1997PTC085250

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

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:- 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:- 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:- J N MARSHALL PRIVATE LIMITED [Active] CIN = U29111PN1958PTC011125

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

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:- 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:- L M TRADING COMPANY PVT LTD [Active] CIN = U24232WB1986PTC040212

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

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:- 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:- M L TRADING COMPANY PVT LTD [Strike Off] CIN = U52110WB1988PTC044086

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:- S D R TRADING PRIVATE LIMITED [Active] CIN = U51109DL2009PTC188954

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:- 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:- A V HOLDINGS PVT LTD [Active] CIN = U51109WB1992PTC054035

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:- 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:- 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:- 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:- T S TRADING PRIVATE LIMITED [Active] CIN = U28910DL2001PTC109621

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:- 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:- 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:- B P HOLDINGS PRIVATE LIMITED [Active] CIN = U74899DL1989PTC038274

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

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:- EMIRATES TRADING PRIVATE LIMITED [Strike Off] CIN = U51391TN2000PTC046084

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:- 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 J G HOLDINGS INDIA PRIVATE LIMITED [Active] CIN = U70101KL2010PTC038559

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

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

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:- 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:- 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:- 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:- S R W AGENCY PRIVATE LIMITED [Active] CIN = U52190WB2011PTC160006

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

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:- 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:- 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:- 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:- 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:- 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:- S J MARSHALL TRADING COMPANY PRIVATE LIMITED [Converted to LLP] CIN = U67120MH1976PTC018827

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:- 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 L R TRADING PRIVATE LIMITED [Active] CIN = U52100MH2011PTC217069

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:- 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:- 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:- 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:- 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:- 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:- 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:- 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:- 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:- C S TRADING CO PVT LTD [Strike Off] CIN = U51311WB1956PTC023150

    Original Side Appeal No. 62 of 2019 & CMP. Nos. 5994 & 5996 of 2019

    Decided On, 07 March 2019

    At, High Court of Judicature at Madras

    By, THE HONORABLE JUSTICE: T.S. SIVAGNANAM AND THE HONORABLE JUSTICE: V. BHAVANI SUBBAROYAN

    For the Petitioner: Ratnanko Banerji, SC & Amitava Majumdar for K. Mukund Rao, Advocates And For the Respondents: R3, J. Sivanandaraj, Roshan Balasubramanian, R4 & R5, A.L. Somayaji, SC, P. Giridharan & S. Santhosh, R7, Gowtham Kumar, Advocates



Judgment Text


(Prayer: APPEAL under Order XXXVI Rule 1 of the Original Side Rules read with Clause 15 of the Letters Patent against the judgment and decree dated 06.12.2018 made in O.A.No.772 of 2018.)

T.S. Sivagnanam, J.,

1. This appeal is filed by the applicant in O.A.No.772 of 2018 challenging the order dated 06.12.2018 passed by the learned Single Judge, in and by which, the said application was dismissed.

2. The said original application was filed by the appellant praying for an order of ad-interim injunction restraining the respondents, its men, servants, agents, employees or officers whomsoever authorized collectively or severally from selling, alienating, transferring, encumbering or otherwise creating third party interest in relation to schedule mentioned properties, which are as follows:

Sl.

No.

Name of the company

Number of

equity shares

1

Respondent No.2/Star Health and Allied

Insurance Company Limited

2,72,28,748

2

Respondent No.3/Mr.Essa Abdulla Ahmed Al Ghurair evidenced by share certificate

Nos.00009, 29 and 45;

1,36,23,624

3

Respondent No.4/Mr.Syed Mohamed

Salahuddin evidenced by share certificate

Nos.00001, 000008, 27 and 44;

1,35,71,924

4

Respondent No.5/Mr.Hameed Syed

Salahuddin evidenced by share certificate

No.00005

8,300

5

Respondent No.6/Mr.Ahmed Syed

Salahuddin evidenced by share certificate

No.00006

8,300

6

Respondent No.7/Mr.Arif Buhary Rahman

evidenced by share certificate No.00002

Trading Agency, LLC

8,300


3. The said original application was heard by the learned Single Judge at the first instance on 23.8.2018 and the learned Single Judge took note of the submissions of the appellant and granted an order of interim injunction as prayed for, restraining respondents 3 to 7 or any of their nominees from transferring or alienating the shares held in the second respondent company for a period of four weeks. Upon complying with the requirements of Order XXXIX Rule 3 of the Civil Procedure Code (CPC), the respondents entered appearance, the pleadings were complete and the learned Single Judge considered the said original application on merits. 4. Along with the said original application, Application Nos.7041, 7043 and 7045 seeking to vacate the said interim order dated 23.8.2018 as well as Application Nos.7042, 7044 and 7046 of 2018 seeking to suspend the said ex parte order dated 23.8.2018, which were filed respectively by respondents 4, 5 and 7, were heard together.

5. After elaborately hearing the learned counsel on either side, the learned Single Judge held that in the ETA group, under which, the first respondent was organized, 52% of the shares were held by the plaintiffs in C.S.No.33 of 2018 namely (i) Ahmed Abdulla Ahmed A1 Ghurair and (ii) Ibrahim Abdulla Ahmed A1 Ghurair (the brothers of the third respondent herein – Mr.Essa Abdulla Ahmed Al Ghurair) along with the third respondent herein and that the balance 48% of the shares were held by respondents 4 to 7. The learned Single Judge pointed out that it was the ninth respondent namely M/s.ETA Star Holdings LLC, which had stated that the shares belonged to the eighth respondent namely M/s.ETA Star Holdings Limited where respondents 4 to 7 held 66% of shares.

6. The learned Single Judge observed that it was, thus, apparent that the corporate litigation had been used as a tool to mystify the ownership and that the alleged de-consolidation of the ETA group had been used as a tool to legitimate the ownership. The learned Single Judge proceeded to hold that though there were overwhelming indications that the ninth respondent was the umbrella company of the ETA group, at whose behest, the first respondent paid money to the eighth respondent for the purchase of shares in the second respondent company in the names of respondents 3 to 7, an apparent dispute had been projected between the shareholders of the ninth respondent i.e plaintiffs in CS.No.33 of 2018 and the defendants therein/ respondents 3 to 7 and that it had been agreed in the draft accounts of the ninth respondent for de-consolidation of the shares to transform the registered ownership with that of the real ownership.

7. The learned Single Judge further pointed out that the first respondent had not claimed any ownership over the shares in the collateral proceedings and remained absent and that the second respondent, which was also a part of the ETA group, remained absent. Therefore, the learned Single Judge concluded that there were merits in the arguments advanced by the learned Senior Counsel for the appellant that the corporate facade and battle had been used to mystify the nature of real ownership of the shares and that the Court was unable to accept the arguments of the respondents that the applicant was colluding with the plaintiffs in C.S.No.33 of 2018.

8. The learned Single Judge also pointed out that though there were overwhelming materials to probe and pierce the corporate veil of the first respondent to infer that it was the plaintiffs in CS.No.33 of 2018 along with respondents 3 to 7, who were in control of respondents 1, 8 and 9, that corporate facade had been used and that the failure to comply with the mandatory requirements of the Companies Act, 1956 had been used to their advantage. It was further pointed out by the learned Single Judge that he was unable to continue the interim order any longer in view of the subsequent development in the light of the decision of the Hon'ble Supreme Court in Civil Appeal Nos.9786 to 9799 of 2018 dated 26.11.2018 [Ahmed Abdulla Ahmed Al Ghurair through their power of attorney holder & another Vs. Star Health and Allied Insurance Company Limited].

9. This decision arose out of an application in A.No.292 of 2018 filed by the plaintiffs in C.S.No.33 of 2018 seeking leave to sue the defendants in the suit and leave was granted on 12.1.2018. Aggrieved by that, respondents 2, 4 and 8 herein namely defendants 1 to 3 in the said suit filed applications in A.Nos.1387, 1389 and 1391 of 2018 seeking to revoke the leave granted and A.Nos.1388, 1390 and 1392 of 2018 seeking to reject the plaint. However, by a common order dated 06.6.2018, the said applications filed by defendants 1 to 3 in the said suit were dismissed. As against dismissal of the said applications filed for revoking the leave granted as well as to reject the plaint, defendants 1 to 10 in the said suit filed OSA.Nos.220 to 223, 227, 228, 230 to 237 of 2018 of 2018 before a Division Bench of this Court. Ultimately, the Division Bench, by a common judgment dated 03.8.2018 in the case of Syed Mohamed Salahuddin & Others Vs. Ahmed Abdulla Ahmed Al Ghurair Villa-A-Chiller [reported in 2018 (4) LW 259], allowed the said original side appeals by allowing A.Nos.1387 to 1392 of 2018 filed by defendants 1 to 3 in the said suit and dismissing A.No.292 of 2018 filed by the plaintiffs in the said suit.

10. As against the said common judgment dated 03.8.2018, the plaintiffs in the said suit preferred appeals before the Hon'ble Supreme Court by filing Civil Appeal Nos.9786 to 9799 of 2018. However, the Hon'ble Supreme Court, by a common judgment dated 26.11.2018, dismissed the appeals by confirming the common judgment dated 03.8.2018 rendered by the Division Bench of this Court.

11. Reverting back to the findings rendered by the learned Single Judge in the impugned order, as pointed out earlier, the learned Single Judge observed that he was unable to continue the interim order in view of the subsequent development i.e. rendering of judgments both by the Division Bench of this Court as well as the Hon'ble Supreme Court. In paragraph 173 of the impugned order, the learned Single Judge pointed out that both the Division Bench and the Hon'ble Supreme Court had recognized that the eight respondent/second defendant was the real owner of the share and that it was only based on the financial statement in the ninth respondent/eleventh defendant, there was de-consolidation of shares.

12. Thus, the learned Single Judge concluded that the issue as to whether the shares were actually purchased for the benefit of the first respondent as per the applicant or for the benefit of the eighth respondent in the second respondent company in the names of respondents 3 to 7 as stated by the ninth respondent could not be decided by way of roving enquiry in a proceeding under Section 9 of the Arbitration and Conciliation Act, 1996 (for short, the AC Act). It was further pointed out that the Hon'ble Supreme Court upheld the order of the Division Bench that the issue could not be agitated here in India.

13. After referring to paragraph 6 of the judgment of the Division Bench, the learned Single Judge pointed out that the order of interim injunction granted on 23.8.2018 and extended to the appellant could not be continued any longer even though the facts indicated that C.S.No.33 of 2018 appeared to have been orchestrated with a view to raise a shadow of doubt over the ownership of the shares for collateral purpose. The learned Single Judge also pointed out that as severe disputed questions of fact were involved and in view of the said decision of the Hon'ble Supreme Court upholding the decision of the Division Bench of this Court, the interim order of injunction passed on 23.8.2018 and extended subsequently had to be vacated. The correctness of this order is being tested before us.

14. We have heard Mr.Ratnanko Banerji, learned Senior Counsel and Mr.Amitava Majumdar for Mr.K.Mukund Rao, learned counsel on record for the appellant, Mr.J.Sivanandaraj, learned counsel appearing on behalf of Mr.Roshan Balasubramanian, learned counsel for the third respondent, Mr.A.L.Somayaji, learned Senior Counsel appearing on behalf of Mr.P. Giridharan and Mr.S.Santhosh, learned counsel for respondents 4 and 5 and Mr.K.Gowtham Kumar, learned counsel appearing for the seventh respondent.

15. Before we proceed to consider the correctness of the impugned order, it would be first necessary to consider as to whether the exercise requires to be done in this appeal. We have to see the reasons or pleadings, based on which, the appellant approached the learned Single Judge by filing an application under Section 9 of the AC Act.

16. The appellant, being armed with two foreign awards respectively dated 09.4.2017 and 06.8.2017 passed against the first respondent, filed a petition namely O.P.No.416 of 2018 to enforce the award before the Court and simultaneously filed an application under Section 9 of the AC Act namely O.A.No.772 of 2018 to restrain respondents 3 to 7 from selling, alienating, transferring, encumbering or otherwise creating third party interest in relation to the properties more fully mentioned in the schedule referred to above.

17. The case of the appellant is that the purchase of those shares in the second respondent company was funded by the first respondent – award debtor and routed through respondents 7 and 8 and that since the shares were held for and on behalf of the first respondent, respondents 3 to 7 should be restrained from selling or alienating the shares. In other words, it was stated that the shares were the real assets of the first respondent – award debtor. It was further stated that the appellant filed collateral proceedings before this Court in O.P.No.416 of 2018 for enforcing the award under Sections 44 and 47 to 49 of the AC Act against the first respondent – the award debtor and to secure the interest of the appellant, an order be passed restraining respondents 3 to 7 from alienating the shares.

18. Thus, the original application filed under Section 9 of the AC Act was predicated with the submission that the shares held in the second respondent company by respondents 3 to 7 were for and on behalf of the first respondent and that therefore, the appellant was well within their rights to seek for an order of interim injunction restraining them from selling, alienating, transferring, encumbering or creating a third party interest.

19. Respondents 3 to 9 resisted the said original application firstly by raising a preliminary objection with regard to the territorial jurisdiction. It was contended that the application was not bona fide. There was also an allegation that the appellant was colluding with the third respondent. The sheet anchor of the contesting respondents before the learned Single Judge was the decision in the applications filed in C.S.No.33 of 2018 and heavy reliance was placed on the findings rendered by the Division Bench of this Court in the decision in the case of Syed Mohamed Salahuddin.

20. Several decisions were cited at the bar to substantiate their respective stands. The appellant argued that this Court had jurisdiction to entertain the application because for enforcement of the award, the situs is the assets to be attached, that this Court, within whose territorial jurisdiction, those assets are situated, is entitled to entertain an application under Section 9 of the AC Act and that therefore, the appellant was justified in moving this Court for protection under Section 9 of the AC Act. The contentions raised by the parties in C.S.No.33 of 2018 were referred to and it was submitted on behalf of the contesting respondents that the transaction was without bona fide. There was also an allegation against the appellant that the appellant was colluding with the third respondent.

21. After elaborately referring to the arguments on either side, the learned Single Judge, though made certain observations, which may appear to enure in favour of the appellant as referred to above, ultimately held that the order of interim injunction already granted could not be continued any further in the light of the decision of the Division Bench of this Court as confirmed by the Hon'ble Supreme Court.

22. After elaborately hearing the learned counsel for the parties, the undisputed fact, which emerges, is that the appellant sought adequate protection of their rights to enforce the award and at the time when the award is being enforced, it should not become a paper award. The petition in O.P.No.416 of 2018 filed by the appellant to make the award an enforceable decree stood allowed by order dated 02.11.2018. It is stated that the said order dated 02.11.2018 had become final. Thus, the award passed by the learned Arbitrator has matured into a decree. Undoubtedly, the appellant has got powers to execute the decree in a manner known to law.

23. The learned Senior Counsel appearing on behalf of the appellant does not dispute this legal position and while agreeing that it is well open to the appellant to execute the award, he submits that the reason, for which, the appellant moved this Court for relief under Section 9 of the AC Act, is to protect their interest in realizing the fruits of the award.

24. In our considered view, the foreign award having matured into a decree, the rightful action that has to be taken by the appellant is to seek for execution of the award. In the execution proceedings, it will be well open to the appellant to seek for any incidental or ancillary or interim relief as the CPC may provide for.

25. In fact, the learned Senior Counsel for the appellant does not dispute this legal position nor can the learned Senior Counsel and the learned counsel for the contesting respondents do so.

26. The apprehension expressed by the learned Senior Counsel for the appellant is that since certain observations were made in the impugned order and more particularly, with reference to the said suit in C.S.No.33 of 2018, the judgments rendered by the Division Bench as well as the Hon'ble Supreme Court in the case arising in the said suit are likely to be against the appellant in the event of they approaching for appropriate interim or other reliefs before the Executing Court.

27. Equally, the learned Senior Counsel appearing for respondents 4 and 5 has also expressed his apprehension that if it is left open to the appellant to approach the Executing Court and raise all the contentions, whatever observations made by the learned Single Judge with regard to the nature of share transactions need to be eschewed, so that the Executing Court or any other Court will not be prejudiced by the findings.

28. In our considered view, the apprehension or thought process expressed by the learned counsel on either side merits consideration. The application under Section 9 of the AC Act was moved when the petition to enforce the award was pending before this Court and an ex parte interim order was granted in O.A.No.772 of 2018 by the learned Single Judge on 23.8.2018. It is only on 02.11.2018, O.P.No.416 of 2018 was allowed and the foreign award became an enforceable decree by this Court in terms of Chapter I, Part II of the AC Act. Having obtained such a relief and the foreign award having become a decree, it is just and proper for the appellant to execute the decree in a manner known to law and while doing so, it will be well open to the appellant to raise all the contentions as they propose to seek adequate interim relief in the execution proceedings as well.

29. In such circumstances, the findings rendered by the learned Single Judge in the order dated 06.12.2018 in O.A.No.772 of 2018, which is impugned before us, should not operate as a bar for the appellant to canvass all contentions before the Executing Court. Equally so, any observations, which touch upon the merits of de-consolidation arrangement or such other observations made by the learned Single Judge, some of which, we pointed out above, should not, in any way, impinge upon the rights of the respondents to set up their defence. We are inclined to give liberty to both the parties to advance all their contentions on merits and in accordance with law before the Executing Court and any observations or findings or opinion rendered in the impugned order would not, in any manner, prejudice the rights of the parties.

30. We make this observation for one more reason. The appellant before us was not a party to C.S.No.33 of 2018. In the application filed under Section 9 of the AC Act, from paragraph 20 onwards, the averments were devoted to M/s.Star Heal Insurance Lawsuit. In paragraph 24, the appellant commented upon 'de-consolidation' and had gone to the extent of saying that it was fraudulent. Thus, it is all the more necessary that the findings rendered in the impugned order should be vacated.

31. The contesting respondents, on the other hand, contended in the counter filed to the application filed under Section 9 of the AC Act that the foreign award proceedings itself is collusive, that the application filed under Section 9 of the AC Act is also equally collusive and that the appellant had not placed all the documents before the learned Single Judge, who heard the application under Sec

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tion 9 of the AC Act. 32. The learned Senior Counsel appearing on behalf of the appellant has referred to Section 60 of the CPC and submits that the appellant is well within their jurisdiction to invoke Section 60 of the CPC to seek for attachment of the assets and to restrain respondents 3 to 7 from alienating the same. 33. Thus, there are allegations and the counter allegations with regard to conduct of the parties, the manner, in which, the transaction took place and such other matters. Therefore, we are of the considered view that the findings rendered by the learned Single Judge in the impugned order touching upon both the contentions advanced by the appellant as well as those advanced by the respondents have to be vacated. If this is done, it will put the clock back and it will be well open to the parties to contest the matter on merits before the Executing Court as and when the appellant moves for executing the decree. Liberty has to be given to both the sides to agitate the issues for one more reason that the respondents were not parties to the foreign award or for that matter in O.P.No.416 of 2018. 34. It is pointed out by the learned Senior Counsel appearing on behalf of respondents 4 and 5 that though initially the appellant impleaded two private parties in O.P.No.416 of 2018, they were subsequently given up by a memo dated 02.11.2018. 35. However, we do not wish to express anything on the merits. It is a decision taken by the appellant to delete those two parties and it is well open to both the parties to raise all their defenses before the Executing Court. 36. Thus, while confirming the impugned order of the learned Single Judge in not extending the interim order and vacating the order of interim injunction, we 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. No costs. Consequently, the connected CMPs are closed.
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