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Reliance Consultancy Services Ltd. v/s Metro Palutan Investment & Others


Company & Directors' Information:- J K CONSULTANCY AND SERVICES PRIVATE LIMITED [Active] CIN = U74899DL1995PTC066762

Company & Directors' Information:- K S CONSULTANCY SERVICES PVT LTD [Active] CIN = U74140WB1988PTC045137

Company & Directors' Information:- Y A CONSULTANCY SERVICES PVT LTD [Active] CIN = U74140WB1987PTC043225

Company & Directors' Information:- K R R INVESTMENT CONSULTANCY PRIVATE LIMITED [Active] CIN = U67190MH2005PTC150432

Company & Directors' Information:- RELIANCE CONSULTANCY SERVICES PRIVATE LTD [Amalgamated] CIN = U74140MH1981PTC025420

Company & Directors' Information:- L S D CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74999MH2015PTC262781

Company & Directors' Information:- THE RELIANCE INVESTMENT COMPANY PRIVATE LIMITED [Active] CIN = U65990MH1966PTC013511

Company & Directors' Information:- P O CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U93000WB2009PTC134219

Company & Directors' Information:- METRO SERVICES LIMITED [Active] CIN = U45201GJ1993PLC020359

Company & Directors' Information:- H. T. INVESTMENT SERVICES PRIVATE LIMITED [Active] CIN = U65923MH2011PTC219016

Company & Directors' Information:- B. R. INVESTMENT CONSULTANCY PRIVATE LIMITED [Active] CIN = U93000WB2009PTC140316

Company & Directors' Information:- M. K. INVESTMENT CONSULTANCY PRIVATE LIMITED [Active] CIN = U65990MH2008PTC178677

Company & Directors' Information:- R. K . CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74140AS2006PTC008131

Company & Directors' Information:- A & A SERVICES AND CONSULTANCY PRIVATE LIMITED [Strike Off] CIN = U74140OR2012PTC015010

Company & Directors' Information:- J R CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74900TN2015PTC102294

Company & Directors' Information:- S I M CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74999DL2007PTC162468

Company & Directors' Information:- D R G INVESTMENT CONSULTANCY PRIVATE LIMITED [Active] CIN = U67190MH2005PTC150663

Company & Directors' Information:- V & T CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74999CH2005PTC027862

Company & Directors' Information:- RELIANCE INVESTMENT CO. PVT LTD [Active] CIN = U51909WB1941PTC010561

Company & Directors' Information:- L M B CONSULTANCY SERVICES INDIA PRIVATE LIMITED [Active] CIN = U74999KL2002PTC015318

Company & Directors' Information:- S AND C INVESTMENT SERVICES PRIVATE LIMITED [Strike Off] CIN = U67120MH2005PTC151338

Company & Directors' Information:- M Y M CONSULTANCY SERVICES INDIA PRIVATE LIMITED [Strike Off] CIN = U74900KA2011PTC058364

Company & Directors' Information:- T C S CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74140RJ1995PTC011052

Company & Directors' Information:- K B M CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U72900TG2002PTC038403

Company & Directors' Information:- R I W CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U72200KL2013PTC034174

Company & Directors' Information:- M & M CONSULTANCY SERVICES PVT. LTD. [Strike Off] CIN = U74140WB1992PTC056149

Company & Directors' Information:- V S B D CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74140TN2000PTC045338

Company & Directors' Information:- Z K CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74210DL1993PTC052338

Company & Directors' Information:- B AND D CONSULTANCY SERVICES PVT LTD [Strike Off] CIN = U74210MH1982PTC027430

Company & Directors' Information:- D. G. CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74140WB2008PTC129948

Company & Directors' Information:- RELIANCE INVESTMENT CONSULTANCY PVT LTD [Strike Off] CIN = U74140RJ1985PTC003439

Company & Directors' Information:- P P CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74210TN1982PTC009556

Company & Directors' Information:- N R 'S CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74210TN1986PTC013630

Company & Directors' Information:- D P CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74140PN2008PTC132654

Company & Directors' Information:- C AND H CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74100MH2004PTC148618

Company & Directors' Information:- R V K CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74120MH2011PTC221273

Company & Directors' Information:- H A S D CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74120MH2011PTC222997

Company & Directors' Information:- J K M CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74120UP2010PTC042726

Company & Directors' Information:- Y V R CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74900TG2015PTC098309

Company & Directors' Information:- J L I CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U72300UP2012PTC052649

Company & Directors' Information:- D R M B CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74900WB2014PTC201139

Company & Directors' Information:- METRO CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74999JK2005PTC002547

Company & Directors' Information:- G P R CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74140CH2012PTC033622

Company & Directors' Information:- S K CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U93000JH2012PTC000348

Company & Directors' Information:- R & A CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U67100DL2011PTC215340

Company & Directors' Information:- V M R INVESTMENT SERVICES PRIVATE LIMITED [Under Process of Striking Off] CIN = U74899DL1993PTC051555

Company & Directors' Information:- J S M CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U93000HR2011PTC043455

Company & Directors' Information:- L AND L CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74140KL1997PTC011084

Company & Directors' Information:- J AND S CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74140KL2005PTC018496

Company & Directors' Information:- P E B CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74140KL2011PTC027680

Company & Directors' Information:- L L INVESTMENT SERVICES PRIVATE LIMITED [Strike Off] CIN = U67190GJ2009PTC057295

Company & Directors' Information:- Z & H CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U85190KL2008PTC023534

Company & Directors' Information:- D AND N CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74999PN2020PTC195417

Company & Directors' Information:- S S G CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74140TN1997PTC037763

Company & Directors' Information:- J R INVESTMENT & SERVICES PVT LTD [Strike Off] CIN = U67120WB1975PTC029810

Company & Directors' Information:- A. A. R. M. CONSULTANCY SERVICES PRIVATE LIMITED [Under Process of Striking Off] CIN = U74140DL2006PTC150076

Company & Directors' Information:- INVESTMENT SERVICES LIMITED [Dissolved] CIN = U99999MH1946PTC005327

Company & Directors' Information:- RELIANCE INVESTMENT CO. LTD. [Not available for efiling] CIN = U99999DL2000PTC000492

Company & Directors' Information:- SERVICES AND CONSULTANCY P. LTD. [Strike Off] CIN = U99999DL2000PTC902217

    Chamber Summons No.296 of 2006 in Suit No.3320 of 1985

    Decided On, 05 February 2007

    At, High Court of Judicature at Bombay

    By, THE HONOURABLE MR. JUSTICE D.G. KARNIK

    For the Plaintiff: M.L. Palan i/b. Dave and Co, Advocates. For the Respondents: ------



Judgment Text

Oral Order:


This Chamber Summons is taken out by the plaintiff seeking exemption, under Order 22 Rule 4(4) of the Code of Civil Procedure (for short the CPC), from substituting or bringing on record the legal representatives of the deceased defendant no.4 and also for an amendment of the plaint to change the name of the plaintiff.


2. As regards the prayer for amendment of name the plaintiff has pleaded that the name of the plaintiff company was changed subsequent to the filing of the suit. A copy of the fresh certificate of incorporation issued by the Deputy Registrar of the Companies showing the amendment in the name is annexed to the Chamber Summons. In the circumstances I see no reason for not allowing the amendment of the plaint to change the name of the plaintiff.


3. As regards the prayer for exemption from bringing on record the legal representatives of the deceased defendant no.4, it may be noted that the defendant No.4 died prior to 2nd September 2005. On two occasions i.e., on 2nd September and 16th December 2005 time was sought by the plaintiff for bringing the legal representative/s of the deceased defendant No.4 on record. As no steps were taken even thereafter for bringing the legal representatives of the deceased defendant no.4, by an order dated 13th December 2006 this court dismissed the suit as abated as against the defendant no.4. Now, by this Chamber Summons, the plaintiff seeks an order of exemption from bringing the heirs of the deceased defendant no.4 on record.


4. Counsel for the plaintiff submitted that an application for exemption for bringing on record the heirs of the defendant, who has not filed a written statement, can be at any time even after an order of abatement is passed by the court. In support of his submission he relied upon the decision of a Division Bench of the Patna High Court in Md. S. Imam vs. Rai Bharat Kumar, reported in AIR 2000 PATNA 321 and a decision of a Single Judge of the Allahabad High Court in Mohammad Mustaqeem and ors. vs. Aftab Ahmad, reported in AIR 1983 ALLAHABAD 368. Counsel for the plaintiff also pointed out that the original defendant no.4, though served, had not appeared and had not filed a written statement. He, therefore, submitted that under the amended sub rule 4 of Rule 4 of Order 22 of CPC this was a fit case for granting exemption for bringing the heirs of the deceased defendant no.4 on record.


5. Rule 4(1) of Order 22 of the CPC says that where one of two or more defendants dies and the right to sue does not survive against the surviving defendants alone, or a sole defendant or sole surviving defendant dies and the right to sue survives, the Court, on an application made in that behalf shall cause the legal representatives of the deceased defendant to be made a party and shall proceed with the suit. Article 121 of the Limitation Act prescribes a period of 90 days for making an application for bringing on record the legal representatives of the deceased on record. In case the plaintiff fails to bring the legal representatives of the deceased defendant on record within the period prescribed, the suit against the deceased defendant stands abated although the abatement can be set aside on an application made within 60 days of such abatement (article 121 of the Limitation Act). Prior to the year 1976 there was no provision in the CPC for exempting the plaintiff of the requirement of bringing on record the legal representatives of the deceased defendant. However by Act No.104 of 1976, sub rule 4 and 5 were added in Rule 4 of Order 22 of the CPC.


6. Sub Rule 4 of Rule 4 of Order 22 CPC reads thus:


"(4) The Court whenever it thinks fit, may exempt the plaintiff from the necessity of substituting the legal representatives of any such defendant who has failed to file a written statement or who, having filed it, has failed to appear and contest the suit at the hearing; and judgment may, in such case, be pronounced against the said defendant notwithstanding the death of such defendant and shall have the same force and effect as if it has been pronounced before death took place."


Under sub Rule 4 of Rule 4 of Order 22 of the CPC the court, in its discretion, is empowered to exempt the plaintiff from the necessity of substituting the legal representatives of a deceased defendant who has failed to file a written statement or who having filed it has failed to appear and contest the suit at the hearing. Where the court exempts a plaintiff from bringing on record the legal representatives of a deceased defendant the judgment that may be passed in the suit may be pronounced against the deceased defendant notwithstanding his death and shall have the same force and effect as if it has been pronounced before the death took place. It may be noted that sub rule 4 does not say that in every case where the deceased defendant had not filed the written statement or after having filed the written statement had failed to contest the suit, the plaintiff would be exempted from the necessity of substituting the legal representatives. It only permits a plaintiff to make a request to the court, seeking exemption and the court, exercising judicial discretion, can grant such exemption. Needless, to say that the discretion is to be exercised by the court judicially for granting or refusing to grant the exemption as requested by the plaintiff.


7. In Md. S. Imam vs. Rai Bharat Kumar and ors., (supra) a Division Bench of the Patna High Court held that an application for exemption to bring the heirs of the deceased defendant on record under sub Rule 4 of Rule 4 of Order 22 of the CPC could be made at any stage, that is, even after the abatement had taken place or even after the court had passed a formal order noting that the suit had abated. In Mohammad Mustaqeem and ors. vs. Aftab Ahmad and ors., (supra) a Single Judge of the Allahabad High Court has also taken a similar view and has held that an application for exemption under sub Rule 4 of Rule 4 of Order 22 could be moved even after abatement had taken place, that is, after the expiry of 90 days of the death. No decision was cited of any other High Court taking a contrary view.


8. Respectfully following the aforementioned decisions of the Patna and Allahabad High Courts I hold that an application under sub Rule 4 of Rule 4 of Order 22 can be moved even after the expiry of the period of 90 days of the death, that is, after the suit has abated against a defendant. In my view the order dated 13th January 2006 passed by the court dismissing as abated the suit against the deceased defendant no.4 would not come in the way of the court for granting to the plaintiff exemption from bringing the legal representatives of the deceased defendant no.4 on record.


9. However, what needs to be considered in the present case is whether the discretion conferred on the court under sub Rule 4 of Rule 4 of Order 22 of CPC should be exercised to grant an exemption to the plaintiff from substituting the legal representatives of the defendant no.4. It may be born in mind that the normal rule of any suit or a judicial proceeding is that a party should be heard before any order or judgment is passed against him. It is this requirement which is reflected in sub rule 1 of Rule 4 of Order 22 of the CPC which requires legal representatives of the deceased defendant to be substituted in his place so that they have an opportunity of being heard. Sub rule 4 is an exception to sub rule 1, which empowers the court to dispense with the requirement of substituting the legal representatives of a deceased defendant. The power can be exercised only where the deceased defendant had not filed a written statement or after having filed it had failed to appear to contest the suit. It may be noted that even if the written statement is not filed, the defendant is entitled to appear and (without being entitled to adduce any evidence) is entitled to show that on the facts pleaded and proved by the plaintiff he is not entitled to a decree. Since even a defendant who has not filed a written statement in the suit has a right of cross examining the plaintiff's witnesses, the permission of not substituting the legal representatives of the deceased defendant on record should not be granted lightly, because by grant of the permission the right of the legal representatives of being heard is hampered.


10. It may be noted that in the present case on 2nd September 2005 counsel for the plaintiff stated before the court that the defendant no.4 has expired and he wanted to take steps for substituting

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the legal representatives of the deceased defendant. Again on 16th December 2005 the counsel for the plaintiff stated that the plaintiff wanted to move a Chamber Summons for substituting the legal representatives of the deceased defendant no.4. Thus the plaintiff had disclosed his unequivocal intention for bringing on record the legal representatives of the deceased defendant no.4, in consonance with the requirement of sub rule 1 of Rule 4 of Order 22 of the CPC. The plaintiff cannot turn back and now say that he should be exempted from bringing the legal representatives of the deceased defendant no.4 on record. This is not a fit case to exercise discretion under sub rule 4 of Rule 4 of Order 22 of the CPC. 11. For these reasons the Chamber Summons is allowed in part. The plaintiff is allowed to amend the plaint and the Chamber Summons is made absolute in terms of prayer clause (b). However, the rest of the prayers in Chamber Summons is rejected.
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