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Punjab National Bank v/s Kiran Shah, Interim Resolution Professional of Org Informatics Ltd.


Company & Directors' Information:- BANK OF PUNJAB LIMITED [Amalgamated] CIN = L65110CH1994PLC014639

Company & Directors' Information:- ORG INFORMATICS LIMITED [Active] CIN = L29308GJ1976PLC002889

Company & Directors' Information:- INFORMATICS (INDIA) LIMITED [Active] CIN = U29100KA1980PLC003819

Company & Directors' Information:- R J SHAH AND COMPANY LIMITED [Active] CIN = L45202MH1957PLC010986

Company & Directors' Information:- SHAH INDIA PVT LTD [Active] CIN = U51909WB1960PTC024535

Company & Directors' Information:- B. B. SHAH PRIVATE LIMITED [Active] CIN = U17117RJ1984PTC002922

Company & Directors' Information:- D M SHAH & COMPANY PVT LTD [Active] CIN = U29244WB1988PTC045183

Company & Directors' Information:- KIRAN CORPORATION PRIVATE LIMITED [Active] CIN = U17290PB2013PTC037221

Company & Directors' Information:- C. M. SHAH AND COMPANY PRIVATE LIMITED [Strike Off] CIN = U74140MH1971PTC015107

Company & Directors' Information:- A E C INFORMATICS PRIVATE LIMITED [Amalgamated] CIN = U72200AP2006PTC051761

Company & Directors' Information:- T M SHAH PRIVATE LIMITED [Strike Off] CIN = U10101UP1966PTC003139

Company & Directors' Information:- S B SHAH AND COMPANY PRIVATE LIMITED [Active] CIN = U51496DL1991PTC045040

Company & Directors' Information:- H B SHAH PRIVATE LIMITED [Active] CIN = U36100MH1947PTC005536

Company & Directors' Information:- M M SHAH PRIVATE LIMITED [Strike Off] CIN = U51311MH1962PTC012293

Company & Directors' Information:- D J SHAH AND CO PRIVATE LIMITED [Active] CIN = U74899DL1987PTC030169

Company & Directors' Information:- S G INFORMATICS (INDIA) PRIVATE LIMITED [Active] CIN = U51909DL1996PTC080455

Company & Directors' Information:- C C SHAH LTD. [Strike Off] CIN = U15421WB2000PLC007659

Company & Directors' Information:- S S INFORMATICS PRIVATE LIMITED [Active] CIN = U72900DL1999PTC100497

Company & Directors' Information:- A H SHAH AND CO PVT LTD [Active] CIN = U51311MH1949PTC007019

Company & Directors' Information:- V S INFORMATICS PRIVATE LIMITED [Active] CIN = U72900MH2010PTC205754

Company & Directors' Information:- U & I INFORMATICS PRIVATE LIMITED [Under Process of Striking Off] CIN = U72200TG2013PTC089996

Company & Directors' Information:- B K INFORMATICS PRIVATE LIMITED [Strike Off] CIN = U72900TG2011PTC073813

Company & Directors' Information:- SHAH AND SHAH PVT LTD [Strike Off] CIN = U33112WB1980PTC032838

Company & Directors' Information:- D E INFORMATICS PRIVATE LIMITED [Strike Off] CIN = U72200JK2012PTC003501

Company & Directors' Information:- KIRAN INFORMATICS PRIVATE LIMITED [Strike Off] CIN = U72200MP2015PTC033774

Company & Directors' Information:- 2 S INFORMATICS PRIVATE LIMITED [Active] CIN = U72200KA2015PTC084405

Company & Directors' Information:- A D SHAH PVT LTD [Strike Off] CIN = U51909MH1972PTC015715

Company & Directors' Information:- B. SHAH AND COMPANY LIMITED [Dissolved] CIN = U99999MH1952PLC008789

Company & Directors' Information:- KIRAN AND COMPANY LIMITED [Amalgamated] CIN = U36990MH1947PLC005467

    Company Appeal (AT) (Insolvency) No. 817 of 2019

    Decided On, 13 August 2019

    At, National Company Law Appellate Tribunal

    By, THE HONOURABLE MR. JUSTICE S.J. MUKHOPADHAYA
    By, CHAIRPERSON
    By, THE HONOURABLE MR. JUSTICE A.I.S. CHEEMA
    By, JUDICIAL MEMBER & THE HONOURABLE MR. KANTHINARAHARI
    By, TECHNICAL MEMBER

    For the Appellant: Shivanshu Kumar, Vikky Dang, Advocates. For the Respondent: None.



Judgment Text


1. This Appeal has been preferred by Punjab National Bank, one of the Members of the ‘committee of creditors’ against order passed by the Adjudicating Authority (National Company Law Tribunal), Ahemdabad Bench, Ahmedabad, which reads as follows:

“The IRP is present through learned FCA.

The committee of creditors has preferred an application under Section 22 of the Insolvency and Bankruptcy Code on 18.4.2019, whereas the Petition under Section 9 of I&B Code was admitted on 27.11.2018. Admittedly 180 days of the Corporate Insolvency Resolution Process is expired on 27.5.2019 and till date the committee of creditors has not made any endeavor to take appropriate step for filing any application either under Section 31 or 33(1) and 33(2), instead pressing hard for the instant application without any cogent ground that too at very belated stage, when another 90 days of the CIRP is at verge of completion.

On perusal of the record, it is found that COC could not take any concrete step and on each and every date the learned Lawyer claimed to appear on behalf of the COC requested for time on one or the other pretext i.e. from 28.5.2019 when already 180 days expired. It appears that COC is least concerned about the sanctity of CIRP, which has to be concluded in time bound manner i.e. 180 days + further 90 days beyond 180 days, if prayed by the COC. As on today i.e. 18.7.2019 total 234 days has already been passed leaving only 36 days. Under such circumstances, I found no reason to keep pending this application filed by the COC under Section 22 of the IB Code as there is no cogent reason shown by the COC to remove the RP.

It is strange that the learned Lawyer claimed to be appearing on behalf of the committee of creditors today again requesting for time to file reply/rejoinder on the reply filed by the RP when admittedly only 36 days are left ignoring the sanctity of the Code.

It is pertinent to mention herein that there are as many as 6 COC members viz. Punjab National Bank, Edelweiss Asset Reconstruction Co. Ltd., Bank of India, Standard Chartered Bank, Bank of Baroda and Barclays Bank PLC but the learned Lawyer has not filed any authority letter on behalf of the other members of the COC except Punjab National Bank to appear and plead the case. The said issue was also raised on the last date but the learned Lawyer failed to produce the authority letter and admittedly representing the Punjab National Bank only.

On perusal of the reply filed by the IRP/RP, it is found that in the 5th meeting of the COC has already resolved and recommended for liquidation of the corporate debtor company and accordingly the said Resolution is passed by the COC which is as under:

“Resolved that pursuant to the Sub-section (2) of Section 33 of the Insolvency and Bankruptcy Code, 2016 the decision for initiation of the liquidation in the matter of the corporate debtor, be and is hereby approved; the rejection of which shall be deemed approval for the application for extension of the CIRP period before the Hon’ble Adjudicating Authority pursuant to Regulation 40 of the Insolvency and Bankruptcy Board of India (Insolvency Resolution Process for Corporate Persons) Regulations, 2016 since the statutory period of 180 days has expired on 27.5.2019.”

It is mentioned herein that Resolution for the Liquidation of the Corporate Debtor Company reflected at Page No. 51-53, Paragraph/Item No. B1 of the Minutes of 6th Meeting of the COC is the self-explanatory and reveals that the other Members of the COC are not in agreement with the Punjab National Bank. It is also reflected at page No. 52-53 of the Minutes of 6th Meeting of COC in the reply, while “Chairman asked the present members of the committee of creditors, whether they have voted for extension of CIRP period or for the liquidation of the corporate debtor company. All the members present in the meeting replied that they have not voted for liquidation of the corporate debtor company only. In the said meeting at page No. 53 paragraph No. 2, it is categorically stated by the representative of the Bank of Baroda namely Mr. M.H. Pathan that no other financial creditor or COC member has the contention or allegation against RP, it is only the personal view of Punjab National Bank.”

On the other hand, the RP who is present in person apprised this Bench that COC (consisting of above Banks) has already passed a Resolution for liquidation of the Company on 12.6.2019 by 80.61% voting in favour of the liquidation. The said fact has never been disclosed by the learned Lawyer claimed to be appearing on behalf of the COC, the reason best known to them/him. The copy of the Resolution so passed by the COC for liquidation is filed by the RP as proof. In view of passing of such Resolution by COC for liquidation of corporate debtor, Application so filed under Section 22 of the IB Code become infructuous.

Under such circumstances I am constrained to issue notice to the Branch Manager as well as G.M. of the above mentioned Banks constituting COC for their personal appearance before this Bench to apprise the actual fact that even after the COC has resolved for liquidation of the corporate debtor company why appropriate steps have not been taken by the COC as of now.

The Registry is directed to issue notice to the above named Banks with a copy to the Regional Head.

List the matter on 14.8.2019.”

2. Learned Counsel appearing on behalf of the appellant brought to our notice order dated 6th August, 2019 passed by this Appellate Tribunal in Company Appeal (AT) (Insolvency) No. 749 of 2019 – Punjab National Bank v. Kiran Shah, IRP of ORG Informatics Ltd., wherein, this Appellate Tribunal noticed that the ‘committee of creditors’ in its meeting decided to request the Adjudicating Authority to extend the period beyond 180 days and if not allowed, then pass order of ‘Liquidation”. Taking into consideration the facts therein, the impugned order dated 27th June, 2019 passed by the Adjudicating Authority (National Company Law Tribunal), Ahmedabad Bench was set aside.

3. It appears that the impugned order dated 18th July, 2019 was passed prior to the order of this Appellate Tribunal Punjab National Bank v. Mr. Kiran Shah, IRP of ORG Informatics Ltd. (supra). Thus, it appears that the Adjudicating Authority while passing the order, could not take into consideration the decision of this Appellate Tribunal as passed, subsequently, on 6th August, 2019. Further, we find that as no order of ‘Liquidation’ has been passed, we are not expressing any opinion, but remitting the matter to the Adjudicating Authority to pass order in accordance with law taking into consideration the order of this Appellate Tribunal dated 6th August, 2019. If the ‘committee of creditors’ makes a prayer for ‘extension of certain period’ for maximum of 90 days, the Adjudicating Authority normally should allow it to ensure that a ‘Resolution’ takes place instead of ‘Liquidation’. It canno

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t reject on the ground that no specific ground is shown, as it is always open to the ‘committee of creditors’ to call for fresh ‘resolution plan’ and to consider it in accordance with law, if further time, maximum 90 days beyond 180 days is allowed. If it is allowed by the Adjudicating Authority, the period of pendency of application cannot be counted as the order of extension, if allowed, will be from prospective dates and not from the retrospective date. 4. However, we make it clear that the aforesaid observation made by us should not be considered as direction of this Appellate Tribunal, as the Adjudicating Authority is required to decided as to how many days are to be allowed, beyond 180 days. The Appeal stands disposed of with the aforesaid observations. No cost.
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