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R.P.V. Engineering industries Rep.By Its Partner S.P. Pandian v/s The Manager The Tamilnadu Industrial Investment Corporation Limited & Another


Company & Directors' Information:- TAMILNADU INDUSTRIAL INVESTMENT CORPORATION LIMITED [Active] CIN = U93090TN1949SGC001458

Company & Directors' Information:- D P ENGINEERING INDUSTRIES LIMITED [Active] CIN = U27310DL2008PLC176856

Company & Directors' Information:- A K ENGINEERING INDUSTRIES (INDIA) PRIVATE LIMITED [Active] CIN = U25206DL1997PTC085204

Company & Directors' Information:- PANDIAN INDUSTRIES LIMITED [Strike Off] CIN = U17111TZ1995PLC006036

Company & Directors' Information:- G L ENGINEERING INDUSTRIES PRIVATE LIMITED [Active] CIN = U28920MH1981PTC023662

Company & Directors' Information:- THE ENGINEERING AND INDUSTRIAL CORPORATION PVT LTD [Active] CIN = U29199DL1952PTC002088

Company & Directors' Information:- B V M ENGINEERING INDUSTRIES LIMITED [Active] CIN = U28111DL1972PLC005983

Company & Directors' Information:- M G INVESTMENT AND INDUSTRIAL CO LTD [Not available for efiling] CIN = U99999MH1947PTC007551

Company & Directors' Information:- R R R ENGINEERING INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74899DL1993PTC055069

Company & Directors' Information:- A. V. ENGINEERING INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U99999DL1974PTC007360

Company & Directors' Information:- G D R ENGINEERING INDUSTRIES PVT LTD [Strike Off] CIN = U27109UP1971PTC003388

Company & Directors' Information:- L S ENGINEERING INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74899DL1977PTC008484

Company & Directors' Information:- I B I ENGINEERING INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U45202PB1974PTC003422

Company & Directors' Information:- A H B ENGINEERING INDUSTRIES PVT LTD [Strike Off] CIN = U35999WB1988PTC044786

Company & Directors' Information:- O K ENGINEERING INDUSTRIES PRIVATE LTD [Active] CIN = U74899DL1987PTC027660

Company & Directors' Information:- R P ENGINEERING INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U99999DL1973PTC006781

Company & Directors' Information:- RPV INDUSTRIES PRIVATE LIMITED [Active] CIN = U74999GJ2019PTC109617

Company & Directors' Information:- S V ENGINEERING INDUSTRIES PVT LTD [Under Liquidation] CIN = U74210TG1981PTC003174

    Writ Petition No.2865 of 2011 & M.P.No.1 of 2011

    Decided On, 09 February 2011

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE M. JAICHANDREN

    For the Petitioner: T. Jayaramaraj, Advocate. For the Respondents: A. Ramesh Kumar, Advocate.



Judgment Text

(Prayer: Petition filed seeking for a writ of Certiorarified Mandamus to call for the records of the 2nd Respondent in the proceedings No.TIIC/TVLR/PSD/2010-2011 dated 07.01.2011 and quash the same.)


1. Heard the learned counsel appearing for the petitioner and the learned counsel appearing for the respondents.


2. At this stage of the hearing of the Writ Petition, the learned counsel appearing on behalf of the petitioner had submitted that the petitioner would pay the entire due amount of Rs.3,85,000/-, along with the interest accrued thereon, till the date of its payment, to the first respondent, within a period of sixty days from today. He had also submitted that a sum of Rs.1,00,000/- would be paid, to the first respondent, within a period of fifteen days from today, as part payment of the amount due.


3. The learned counsel appearing on behalf of the respondents had submitted that no adverse action would be taken against the petitioner, for a period of sixty days from today, on the condition that the petitioner pays a sum of Rs.1,00,000/-, to the first respondent, within a period of fifteen days from today, as submitted by the learned counsel for the petitioner.


4. In view of the submissions made by the learned counsels appearing for the parties concerned, the petitioner is directed to pay a sum of Rs.1,00,000/-, to the first respondent, within a period of fifteen days from today and the balance amount of Rs.2,85,000/-, along with the interest accrued thereon till the date of its payment, shall be paid, to the first respondent, within a period of sixty days from today. If the petitioner fails to comply with the above directions issued by this Court, it would be open to the respondents to take appr

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opriate action against the petitioner, as per law. With the above directions, the writ petition stands disposed of. No costs. Consequently, connected Miscellaneous Petition is closed.
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