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Radhakrishnan Dharmarajan, RP, For M/s. Winwind Power Energy Private Limited v/s Committee of Creditors


Company & Directors' Information:- WINWIND POWER ENERGY PRIVATE LIMITED [Active] CIN = U40100TN2007PTC064332

Company & Directors' Information:- H-ENERGY PRIVATE LIMITED [Active] CIN = U40300MH2007PTC175626

Company & Directors' Information:- A A ENERGY LIMITED [Active] CIN = U40100MH2005PLC157604

Company & Directors' Information:- K M ENERGY PRIVATE LIMITED [Active] CIN = U40300UP2014PTC067293

Company & Directors' Information:- R. R. ENERGY LIMITED [Active] CIN = U40109CT2004PLC016580

Company & Directors' Information:- ENERGY INDIA CORPORATION LIMITED [Strike Off] CIN = U40101MH2008PLC181157

Company & Directors' Information:- B & S ENERGY PRIVATE LIMITED [Active] CIN = U40108KA2008PTC048416

Company & Directors' Information:- M. E ENERGY PRIVATE LIMITED [Active] CIN = U51503PN1998PTC114226

Company & Directors' Information:- K ENERGY COMPANY LIMITED [Active] CIN = U40100CT2007PLC020433

Company & Directors' Information:- H. M. POWER & ENERGY PRIVATE LIMITED [Active] CIN = U40102ML2008PTC008317

Company & Directors' Information:- U R ENERGY (INDIA) PRIVATE LIMITED [Active] CIN = U40108GJ2011PTC067834

Company & Directors' Information:- B & G ENERGY PRIVATE LIMITED [Active] CIN = U40107TN2006PTC061362

Company & Directors' Information:- J C I ENERGY PRIVATE LIMITED [Converted to LLP] CIN = U40102KA2011PTC058550

Company & Directors' Information:- ENERGY INDIA LIMITED [Strike Off] CIN = U74899DL1998PLC096211

Company & Directors' Information:- M-POWER ENERGY INDIA PRIVATE LIMITED [Active] CIN = U74140DL2001PTC110688

Company & Directors' Information:- INDIA ENERGY PRIVATE LIMITED. [Strike Off] CIN = U74899DL2000PTC103993

Company & Directors' Information:- V ENERGY PRIVATE LIMITED [Active] CIN = U40102TG2011PTC073693

Company & Directors' Information:- S M M ENERGY PRIVATE LIMITED [Active] CIN = U40109TG2014PTC092679

Company & Directors' Information:- C & C ENERGY PRIVATE LIMITED [Active] CIN = U29299DL2010PTC204724

Company & Directors' Information:- U S G ENERGY PRIVATE LIMITED [Active] CIN = U29307TZ2005PTC012414

Company & Directors' Information:- A B T ENERGY PRIVATE LIMITED [Active] CIN = U40108KA1983PTC005321

Company & Directors' Information:- A & T ENERGY PRIVATE LIMITED [Strike Off] CIN = U40106GJ2012PTC070207

Company & Directors' Information:- K E ENERGY PRIVATE LIMITED [Strike Off] CIN = U40300TN2011PTC080288

Company & Directors' Information:- V A R ENERGY INDIA PRIVATE LIMITED [Strike Off] CIN = U40300TG2014PTC095926

Company & Directors' Information:- C & N ENERGY PRIVATE LIMITED [Strike Off] CIN = U40100KL2011PTC028837

Company & Directors' Information:- E 3 POWER & ENERGY PRIVATE LIMITED [Active] CIN = U31908UP2015PTC071881

Company & Directors' Information:- M K D ENERGY PRIVATE LIMITED [Active] CIN = U31908UP2015PTC070501

Company & Directors' Information:- C I T L ENERGY PRIVATE LIMITED [Strike Off] CIN = U40108TG2010PTC066844

Company & Directors' Information:- C R B ENERGY PRIVATE LIMITED [Active] CIN = U40108TG2010PTC066845

Company & Directors' Information:- J S ENERGY PRIVATE LIMITED [Active] CIN = U45202HP2006PTC030006

Company & Directors' Information:- T V G ENERGY PRIVATE LIMITED [Strike Off] CIN = U52100UP2014PTC066243

Company & Directors' Information:- G G ENERGY PRIVATE LIMITED [Strike Off] CIN = U74899DL1994PTC058590

Company & Directors' Information:- V G ENERGY PRIVATE LIMITED [Strike Off] CIN = U40100MH2005PTC156544

Company & Directors' Information:- D R R ENERGY PRIVATE LIMITED [Active] CIN = U40102TN2009PTC073741

Company & Directors' Information:- Q - ENERGY PRIVATE LIMITED [Strike Off] CIN = U74920WB2012FTC182047

Company & Directors' Information:- H R ENERGY PRIVATE LIMITED [Strike Off] CIN = U40101RJ2003PTC018712

Company & Directors' Information:- J R J R ENERGY PRIVATE LIMITED [Strike Off] CIN = U40100MH2005PTC153641

Company & Directors' Information:- R M ENERGY PRIVATE LIMITED [Strike Off] CIN = U40108MH2003PTC142881

Company & Directors' Information:- S V E ENERGY PRIVATE LIMITED [Active] CIN = U40100TN2009PTC073738

Company & Directors' Information:- L V S ENERGY PRIVATE LIMITED [Under Process of Striking Off] CIN = U40101TG2010PTC068290

Company & Directors' Information:- A. S. R. ENERGY PRIVATE LIMITED [Strike Off] CIN = U40105TG2008PTC056907

Company & Directors' Information:- S S E ENERGY (INDIA) PRIVATE LIMITED [Strike Off] CIN = U40108TG2014PTC093709

Company & Directors' Information:- K & H ENERGY PRIVATE LIMITED [Strike Off] CIN = U40109AP2012PTC079162

Company & Directors' Information:- P & S ENERGY PRIVATE LIMITED [Strike Off] CIN = U40109TG2011PTC072632

Company & Directors' Information:- P A ENERGY PRIVATE LIMITED [Strike Off] CIN = U40100HP2006PTC030328

Company & Directors' Information:- S & G ENERGY PRIVATE LIMITED [Strike Off] CIN = U31101CH2010PTC032133

Company & Directors' Information:- P M S ENERGY INDIA PRIVATE LIMITED [Active] CIN = U74999DL2012PTC236645

Company & Directors' Information:- D M ENERGY PRIVATE LIMITED [Strike Off] CIN = U40107DL2010PTC199110

Company & Directors' Information:- S K S ENERGY PRIVATE LIMITED [Strike Off] CIN = U40108DL2003PTC119741

Company & Directors' Information:- C P ENERGY PRIVATE LIMITED [Strike Off] CIN = U40109DL2010PTC204395

Company & Directors' Information:- 3 A S ENERGY PRIVATE LIMITED [Strike Off] CIN = U40300DL2013PTC250263

Company & Directors' Information:- I S R ENERGY PRIVATE LIMITED [Under Process of Striking off] CIN = U40103AP2012PTC084585

Company & Directors' Information:- T AND F ENERGY PRIVATE LIMITED [Active] CIN = U40100MP2011PTC026065

Company & Directors' Information:- V V ENERGY PRIVATE LIMITED [Active] CIN = U40101KA2008PTC046429

Company & Directors' Information:- E P C ENERGY PRIVATE LIMITED [Strike Off] CIN = U40107KA2010PTC053645

Company & Directors' Information:- R J ENERGY PRIVATE LIMITED [Active] CIN = U40100GJ2009PTC056990

Company & Directors' Information:- I ENERGY PRIVATE LIMITED [Active] CIN = U40100GJ2009PTC058473

Company & Directors' Information:- POWER AND ENERGY COMPANY LIMITED [Dissolved] CIN = U99999MH1946PTC005267

    MA No. 695 of 2019 in CP No. 250 of 2018

    Decided On, 08 August 2019

    At, National Company Law Tribunal Chennai

    By, THE HONOURABLE MR. B.S.V. PRAKASH KUMAR
    By, JUDICIAL MEMBER & THE HONOURABLE MR. B. ANIL KUMAR
    By, TECHNICAL MEMBER

    For the Applicant: T. Ravichandran, Advocate, Radhakrishnan Dharmarajan, RP (In Person). For the Respondent: ------------



Judgment Text

B.S.V. Prakash Kumar, Judicial Member

Heard and dictated in Open Court on 07.08.2019

1. It is art MA moved by Resolution Professional (RP) under the Insolvency & Bankruptcy Code, 2016 ("the Code") for approval of the Resolution Plan on the proposal made by CoC through Resolution passed on 28.06.2019 with 91% voting for liquidation of the Company.

2. On perusal of this Application, it appears that this case was admitted on 28.09.2018 for initiation of GRP. In pursuance of the same, IRP was appointed and he issued public announcement in Indian Express and Dinamani on 20.10.2018 for inviting claims against the Corporate Debtor. Then on the claims received by IRP, he has collated the same, which has come to Rs. 754 Crores as payable to the Financial Creditor and Rs. 4.54 Crores as payable to the Operational Creditors. Soon after collation of claims, the IRP on 30.11.2018 had constituted CoC by simultaneously appointing 2 valuers. Thereafter, on the liquidation value provided by the valuers appointed in this case, the RP determined the liquidation value of the Company as Rs. 79 Crores. Soon, thereafter, Information Memorandum was prepared, basing on the information available in the records of the Corporate Debtor Company, when expression of interest was published on 21.01.2019, since two prospective Applicants came forward with their Resolution Plans, out of these two, one Resolution Plan being eligible to be considered, the same was placed before 6th meeting of the CoC held on 12.03.2019. In the said meeting, when CoC had asked the said prospective Resolution Applicant to revive the Resolution Plan, the Resolution Applicant has requested time for revision of the Plan. Since thereafter, this prospective Resolution Applicant has not come forward with a modified Resolution Plan, the CoC having noticed that the value of the Resolution Plan eligible for consideration being much below the liquidation value of the Company and the same not being revised by that Applicant, most of the CoC members wanted to reject the plan, but whereas one of the Financial Creditors viz., IBBI Bank Ltd., insisted for e-voting on the Resolution Plan submitted. On being insisted to conduct e-voting, the RP has conducted the e-voting by keeping it open for voting from 26.06.2019 to 28.06.2019. Soon after closure of the voting, the e-voting result disclosed rejection of the Resolution Plan with 91% of voting share of the CoC with a proposal for continuation of the present RP as liquidator. In the meeting of the CoC held on 26.06.2019 the following resolution has been passed:-

"The CoC then directed the RP to file for liquidation under Section 33 (2) of the IBC based on the CoC approval for liquidation as per the above resolution.

Some of the CoC members also queried the RP, if he can sell the assets of the CD as a going concern in a liquidation and RP should consider expedite the sale through that route. RP replied that it will all depend on the approval of the Adjudicating Authority, and the timing and sale can only be decided post approval of the liquidation by the Adjudicating Authority, including appointing the RP as a liquidator."

3. It is pertinent to mention that when CIRP could not be completed within 180 days, this Bench has extended it for another 90 days as contemplated under Section 12 of the I&B, Code, 2016. As no viable and feasible plan did not come forth before the CoC all through, CoC in its 7th meeting passed a resolution to liquidate the Corporate Debtor as per Section 33 (2) of the I&B Code, 2016 with a voting of 91% in favour of the liquidation and 9% abstained from voting, with this direction from the CoC, the RP has filed this Application.

4. As to remuneration of the RP is concerned, the CoC shall pay the remuneration for the period of CIRP to the RP, as to liquidation cost, the RP is entitled to receive the same as mentioned in Regulation '4' of the Liquidation Regulation.

5. To find out any possibility for reviving the Company, when this Bench queried the Resolution Professional as to whether it is possible to try for takeover or to sell it as going concern, he has stated that this Company remained defunct for the last four years but it has assets.

6. Therefore, since it has been satisfied that this is a case fit for liquidation, we hereby suggest RP, who is going to be appointed as a liquidator, to put his efforts to find out the possibilities for take-over or sell it as a business to maximize the value of the Company, so that all stakeholders can be benefited out of it. With this direction, we hereby order for liquidation with directions as follows:-

a) This Bench hereby orders the Corporate Debtor to be liquidated in the maimer as laid down in the Chapter by issuing a public notice stating that the Corporate Debtor is in liquidation with a direction to the liquidator to send this order to ROC with which this company has been registered.

b) The Resolution professional viz Mr. Radhakrishnan Dharmarajan is hereby appointed to act as Liquidator for the purpose of liquidation of the corporate debtor, therefore all powers of the board of directors, Key managerial personnel and partners of the Corporate Debtor, as the case may be, shall cease to have effect and shall be hereby vested in the liquidator. The Personnel of the Corporate Debtor are directed to extend all co-operations to the liquidator as may be required in managing the affairs of the Corporate Debtor. The Insolvency Professional appointed as liquidator will charge fees for conduct of the liquidation proceedings in proportion to the value of the liquidation estate assets as specified under regulation 4 of the Insolvency and Bankruptcy Board of India (Liquidation Process) Regulations, 2016 and the same shall be paid to the Liquidator from the proceeds of the liquidation estate under section 53 of the Code.

c) Since this liquidation order has been passed, no suit or other legal proceedings shall be instituted by or against the Corporate debtor without prior approval

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of this Adjudicating Authority save and except as mentioned in sub-section 6 of section 33 of the Code. d) This liquidation order shall be deemed to be notice of discharge to the officers, employees and workmen of the Corporate Debtor except to extent of the business of the Corporate Debtor is continued during the liquidation process by the Liquidator. e) The liquidator is directed to carry the functions of the Liquidator as envisaged under the Insolvency and Bankruptcy Code, 2016 and also Insolvency and Bankruptcy Board of India (Liquidation Process) Regulations, 2016. 7. Accordingly, this MA/695/2019 filed in CP/250/IB/2018 is hereby allowed.
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