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



Shakti Nath & Others V/S Alpha Tiger Cyprus Investment No.3 Ltd. And Others


Company & Directors' Information:- P V T INVESTMENT LIMITED [Amalgamated] CIN = U74899DL1988PLC121600

Company & Directors' Information:- P V T INVESTMENT LTD [Not available for efiling] CIN = U67120PB1988PLC008068

Company & Directors' Information:- TIGER CORPORATION PRIVATE LIMITED. [Active] CIN = U74899DL1995PTC066760

Company & Directors' Information:- TIGER INDIA PRIVATE LIMITED [Active] CIN = U74999HR2015FTC055191

Company & Directors' Information:- S T INVESTMENT PRIVATE LIMITED [Amalgamated] CIN = U65993WB1990PTC050032

Company & Directors' Information:- H. L. INVESTMENT COMPANY LIMITED [Amalgamated] CIN = U65990WB1975PLC128186

Company & Directors' Information:- M M INVESTMENT PRIVATE LIMITED [Converted to LLP] CIN = U65921CT2008PTC020533

Company & Directors' Information:- G L INVESTMENT PVT LTD [Active] CIN = U65993WB1991PTC051072

Company & Directors' Information:- C & C INVESTMENT LTD [Active] CIN = U67120AS1976PLC001654

Company & Directors' Information:- S M S INVESTMENT CORPORATION PRIVATE LIMITED [Active] CIN = U74899DL1963PTC003988

Company & Directors' Information:- S P INVESTMENT PVT LTD [Active] CIN = U70109WB1961PTC025099

Company & Directors' Information:- R H INVESTMENT PRIVATE LIMITED [Active] CIN = U99999MH1978PTC020633

Company & Directors' Information:- T N B INVESTMENT PRIVATE LIMITED [Active] CIN = U74899DL1986PTC025590

Company & Directors' Information:- SHAKTI CORPORATION INDIA LIMITED [Active] CIN = U27320PB2012PLC036331

Company & Directors' Information:- A R S INVESTMENT PVT LTD [Active] CIN = U65993WB1990PTC048513

Company & Directors' Information:- V P INVESTMENT PRIVATE LIMITED [Active] CIN = U74899DL1983PTC015714

Company & Directors' Information:- G R D INVESTMENT PVT LTD [Amalgamated] CIN = U67120WB1980PTC032727

Company & Directors' Information:- C AND N INVESTMENT PRIVATE LIMITED [Active] CIN = U74899DL1983PTC015710

Company & Directors' Information:- R INVESTMENT PRIVATE LIMITED [Strike Off] CIN = U65993TZ1988PTC002181

Company & Directors' Information:- U M INVESTMENT PVT LTD [Active] CIN = U70101WB1979PTC032160

Company & Directors' Information:- A S T INVESTMENT PRIVATE LIMITED [Strike Off] CIN = U67120DL1996PTC082812

Company & Directors' Information:- P T INVESTMENT PVT LTD [Strike Off] CIN = U65999WB1995PTC067065

Company & Directors' Information:- NATH PRIVATE LIMITED [Active] CIN = U31908PN2013PTC148540

Company & Directors' Information:- ALPHA @ NETSOFT PRIVATE LIMITED [Strike Off] CIN = U72200GJ2000PTC038023

Company & Directors' Information:- J T INVESTMENT PVT LTD [Strike Off] CIN = U65923WB1979PTC032344

Company & Directors' Information:- R K INVESTMENT LTD [Strike Off] CIN = U65993WB1969PLC027398

Company & Directors' Information:- N M G C INVESTMENT PRIVATE LIMITED [Strike Off] CIN = U74899DL1982PTC014603

Company & Directors' Information:- T M INVESTMENT CO PVT LTD [Active] CIN = U67120WB1971PTC028172

Company & Directors' Information:- H K (INVESTMENT) COMPANY PRIVATE LIMITED [Active] CIN = U65990GJ1950PTC000511

Company & Directors' Information:- P N INVESTMENT PRIVATE LIMITED [Under Liquidation] CIN = U65910GJ1988PTC010715

Company & Directors' Information:- INVESTMENT CORPORATION LIMITED [Under Liquidation] CIN = U65993KL1942PLC000449

Company & Directors' Information:- S R M INVESTMENT PVT LTD [Strike Off] CIN = U67120WB1979PTC031888

Company & Directors' Information:- R J INVESTMENT PRIVATE LIMITED [Active] CIN = U67120MH1976PTC018954

Company & Directors' Information:- B N K INVESTMENT CO PVT LTD [Active] CIN = U65993WB1971PTC028169

Company & Directors' Information:- A D INVESTMENT CO PVT LTD [Active] CIN = U67120WB1971PTC028170

Company & Directors' Information:- NATH AND CO LTD [Strike Off] CIN = U15141KL1946PLC000796

Company & Directors' Information:- G K INVESTMENT PRIVATE LIMITED [Active] CIN = U65993TZ1987PTC001919

Company & Directors' Information:- G V INVESTMENT PRIVATE LIMITED [Active] CIN = U65993TZ1987PTC001920

Company & Directors' Information:- H V INVESTMENT PRIVATE LIMITED [Active] CIN = U67120MH1997PTC107686

Company & Directors' Information:- M L INVESTMENT PVT LTD [Strike Off] CIN = U67120WB1979PTC032180

Company & Directors' Information:- S & G INVESTMENT COMPANY PRIVATE LIMITED [Active] CIN = U65100DL2012PTC244271

Company & Directors' Information:- S B INVESTMENT PVT LTD [Liquidated] CIN = U99999RJ1959PTC001090

Company & Directors' Information:- R AND P INVESTMENT PVT LTD [Strike Off] CIN = U67120PB1995PTC016124

Company & Directors' Information:- NATH INVESTMENT COMPANY PRIVATE LIMITED [Strike Off] CIN = U65100DL1986PTC023959

Company & Directors' Information:- V. I INVESTMENT PVT LTD [Strike Off] CIN = U67120HR1988PTC030206

Company & Directors' Information:- INVESTMENT CORPORATION LIMITED [Not available for efiling] CIN = U99999MH1943PLC007730

    Civil Appeal No. 1674 of 2020 (Arising Out of SLP(C)No. 22038 of 2017)

    Decided On, 18 February 2020

    At, Supreme Court of India

    By, THE HONORABLE JUSTICE: UDAY UMESH LALIT AND THE HONORABLE JUSTICE: INDU MALHOTRA

    For the Appearing Parties: Dr. Abhishek Manu Singhvi, Sr. Advocate, Dhruv Mehta, Sr. Advocate, Pradyuman Dubey, Arpita Bishnoi, Nidhiram Sharma, Samarth Madan, Abhay Kumar, Priyank Ladoia, Paresh B. Lal, V.P. Singh, Raghav Seth, Simran Bhat, Mayank Pandey, Ravindra Kumar, Rajat Mittal, Advocates



Judgment Text


Leave Granted.

1. The present Appeal has been filed to challenge an award passed in an ICC arbitration with its seat in New Delhi.

The Appellant has challenged the judgment dated 08.05.2017 passed under Section 37 of the Arbitration and Conciliation Act, 1996 ("Act"), whereby a division bench of the Delhi High Court rejected the Appeal.

2. The factual background in which the present Appeal has been filed is as follows : -

2.1. The Appellant-Promoters entered into a Shareholders Agreement ("SHA") and a Share Subscription and Purchase Agreement ("SSPA") with Respondents No.1 and 2 both dated 21.03.2008 to acquire 50% shareholding in Respondent No. 3 for the development of a Special Economic Zone for Information Technology and Information Technology Enabled Services. The project was to be developed on a plot of land admeasuring approx. 45,202 sq. mts. in NOIDA ("Project Land") which was allotted to one M/s Sarv Mangal Real Tech Pvt. Ltd. ("M/s Sarv Mangal"). The Project Land was sub-leased by M/s Sarv Mangal to Respondent No. 3.

2.2. The SHA and SSPA were terminated. The parties entered into a Restated Shareholders Agreement ("RSHA") and a Restated Share Subscription and Purchase Agreement ("RSSPA") both dated 02.07.2009. As per Clause 3.3 and 3.4 of the RSSPA, Respondents No. 1 and 2 were required to contribute Rs.45 crore to purchase and subscribe the shares in Respondent No.3, which was brought in by 17.12.2009.

2.3. The Appellants terminated both the agreements on 17.12.2009. The Respondents No. 1 and 2 invoked arbitration, and submitted the Request for Arbitration to the ICC Court under the RSHA and RSSPA.

2.4. The Tribunal vide its award (2:1) dated 20.01.2015 allowed the claim of Respondents No. 1 and 2, and awarded the following : -

a) payment of Rs. 45,00,27,747/- together with Simple Interest @ 18% p.a. from 31.10.2011 to the date of the award;

b) payment of Simple Interest @ 15% p.a. on all sums awarded to the claimants in the award, till the date of payment;

c) the Appellants were not entitled to repayment of lease rental paid to NOIDA from Respondents No. 1 and 2, and the Respondent-Claimants were under no obligation to share future lease rental;

d) the Appellant-Promoters were directed to pay costs of the arbitration comprising of:

i. fees and expenses of the arbitral tribunal and the ICC administrative expenses fixed by the ICC Court for the total amount of USD 900,000;

ii. Rs.2,39,08,082/- towards the legal fees of the Respondent-Claimants;

iii. costs of the hearing venue in the amount of Rs.6,57,635/-;

iv. a sum of Rs.1,274,931/- in respect of other costs and expenses of the Respondent - Claimants.

2.5. The Appellants filed objections under S. 34 of the 1996 Act before the Delhi High Court. The learned Single Judge vide Order dated 09.02.2017 rejected the challenge on merits, and held that it was an undisputed fact that Respondents No. 1 and 2 had brought in a sum of Rs. 45,00,27,747/- for the project. The Appellants had terminated the RSHA and RSPA soon after the funds were brought in by Respondents No. 1 and 2. The Court found the findings of the arbitral tribunal to be consistent with the terms of the agreement.

2.6. Aggrieved, the Appellants preferred an Appeal under S. 37 of the Act before the Division Bench of the Delhi High Court. The Division Bench vide judgment and order dated 08.05.2017 rejected the Appeal as being devoid of any merit.

3. The Appellants have challenged the Order passed under S. 37 of the 1996 Act by way of the present Special Leave Petition.

3.1. This Court vide interim Order dated 15.09.2017 directed the Appellants to deposit an amount of Rs. 20,00,00,000/- (rupees twenty crore) in the Registry of this Court, which was directed to be invested in a short-term fixed deposit account with a nationalised bank. The Appellants were injuncted from alienating the Project Land, so that in the ultimate eventuality, if the award was sustained by this Court, it could be realised from the sale of the Project Land.

3.2. By a subsequent Order dated 01.05.2018, Respondent No.1 was permitted to withdraw an amount of Rs.10 crore unconditionally, from the amount lying deposited in this Court.

3.3. By a further Order dated 14.11.2019, the Senior Counsel for the Appellants requested for time to find a suitable buyer for the Project Land. It was made clear that the sale would be under the auspices of a public authority or a court officer, and the entire sale consideration would be deposited in the Registry of this Court.

It was further directed that the balance amount of Rs.10 crore along with the accrued interest, which was lying been deposited in the Registry of this Court, would be released to Respondent No.1.

The counsel for the Appellants made a request to join NOIDA as a party to the present proceedings since the Project Land was leased out by NOIDA. Consequently, Notice was issued to implead NOIDA in the proceedings.

3.4. The Appellants filed an affidavit dated 05.12.2019 stating that the Project Land was free from any and all encumbrances, and was not subject to any pre-existing mortgage or charge.

It was further submitted that the Appellants were able to identify a party which was interested to acquire the sub-lease of the Project Land, viz. M/s. Good Living Infrastructure Pvt. Ltd. ("Bhutani group"). The Bhutani group had submitted their Expression of Interest to acquire the sub-lease of the Project Land from NOIDA by acquisition of shares of Respondent No. 3 for a total consideration of Rs. 99,44,55,000/-. The Bhutani group was willing to deposit the sale consideration in the Registry of this Court, after deducting the dues payable to NOIDA. A copy of the Expression of Interest dated 26.11.2019 was placed on the record of this Court.

The Appellants further submitted that the balance amount would be raised by mortgaging the property situated at Industrial Plots No. 4 and 5, Block A, Sector 16, NOIDA, owned by Appellant No. 4, which is being used as the Corporate Office.

The CEO of M/s Good Living Infrastructure Pvt. Ltd. who was present in Court confirmed that his Company stands by the offer of Rs 99,44,55,000/- made by him before the Court.

M/s Good Living Infrastructure Pvt. Ltd. was directed to file a Board Resolution along with an affidavit to confirm the offer before the next date of hearing.

3.5. M/s Good Living Infrastructure Pvt. Ltd. through its CEO/ Additional Director, duly authorized by a Board Resolution dated 20.12.2019, filed an Affidavit dated 06.01.2020 before this Court to place on record its Interest to acquire the sub-lease of the property bearing Plot No.001B situated Sector 140A in NODIA district Guatam Budh Nagar, U.P. admeasuring 45,202.50 sq. mts. held by M/s IT Infrastructure Park Ltd. (Respondent No.3) for a consideration of Rs. 99,44,55,000/-. This would be effectuated by acquisition of shares of Respondent No.3 which holds the aforesaid property under a sub-lease executed between NOIDA-the Lessor, M/s Sarv Mangal Real Tech Pvt. Ltd.-the Lessee, and Respondent No.3-the sub-lessee under Sub Lease dated 21.10.2009.

In the said Affidavit, Bhutani Group stated that it is aware of the pending litigation before this Court, and is willing to deposit the entire sale consideration with the Registry of this Court, including the dues payable to NOIDA.

3.6. With respect to the dues of NODIA, we requested the Counsel for NOIDA to ascertain whether penal interest on land rent and interest could be waived.

3.7. During the course of hearing on 22.1.2020, the dues payable to NOIDA were crystallised as follows :-

(i) Pending Instalment amounts with Simple Interest @ 14% p.a.

Rs.23,21,00,000

(ii) Lease Rent dues with Simple Interest @ 14% p.a.

Rs. 11,93,00,000

(iii)Time Extension charges

Rs.6,57,38,900

(iv) Additional amount payable to land owners as compensation @ 64.7%

Rs.93,36,577

TOTAL

Rs.42,64,75,477


4. After having heard the Counsel appearing for all the parties, the challenge to the ICC award is hereby rejected. With respect to the amount awarded towards Interest and Penal Interest under the award, the same has been modified by consent of parties, as a prudent commercial decision, in the following terms :-

i) The Appellants agree to make a total payment of Rs. 107.50 Crores (Rupees One Hundred and Seven Crores and Fifty Lacs) to Respondents No. 1 and 2 as full and final settlement of their dues under the award dated 20.01.2005.

ii) Out of the total amount of Rs. 107.50 crores, Respondents No.l and 2 have already received an amount of Rs. 21,53,00,000/- (Rupees Twenty One Crore Fifty Three Lacs) pursuant to the Interim Orders dated 01.05.2018 and 14.11.2019 passed by this Court.

The balance amount payable to Respondents No. 1 and 2 would be Rs.85,97,00,000/- (Rupees Eighty Five Crore Ninety Seven Lacs).

iii) M/s. Good Living Infrastructure Private Ltd. of the Bhutani Group agreed and undertook to payRs.99,44,55,000/- for the purchase of the entire shareholding of Respondent No.3 - IT Infrastructure Park Pvt. Ltd. from the Appellants and Respondents No.l and 2.

Out of this amount, Rs. 42,64,75,477/- would be paid directly towards the dues of NOIDA. The Bhutani Group would be at liberty to make a representation to NOIDA within one week for re-schedulement as per its prevailing policy, which would be decided within a further period of one week.

iv) The balance sale consideration of Rs. 56,79,79,523/-(99,44,55,000 minus 42,64,75,477) would be deposited by M/s Good Living Infrastructure in the Registry of this Court. The deposit by M/s Good Living Infrastructure would be made in 2 tranches :-

Rs. 10,00,00,000/

Upfront payment to be deposited within 10 days of the passing of this Order.

Rs.56,79,79,523/

To be deposited within 6 months from the date of this Order.


The aforesaid amounts would be made over to Respondent Nos. 1 and 2 towards payment of the balance sale consideration.

v) The balance amount of Rs. 29,17,20,477/- payable by the Appellants to Respondents Ns.l and 2 would be carried out within a period of 3 months from the passing of this Order.

vi) The orders of injunction dated 24.03.2017 and 17.08.2017 passed by the Delhi High Court restraining the Appellants from alienating Industrial Plots No.4 and 5, Block A, Sector-16, NOIDA is hereby lifted, to enable the Appellants to raise funds for payment of the balance amount as stated in para (ii) hereinabove.

5. The Appellants were directed to file an Affidavit of Undertaking before this Court, with respect to the obligations to be discharged as per the Consent Terms set out hereinabove.

6. The Appellant No. 1- Mr. Shakti Nath has filed an Affidavit of Undertaking dated 10.02.2020 on behalf of all the Appellants, stating that:

" 1. / am the Petitioner No. 1 in the above mentioned Petition and am filling this affidavit on behalf of all Petitioners. Petitioners No.2 and 3 are my wife and son, respectively, and the Petitioner No. 4 is a private limited company of which I am the Managing Director and 96.26% shareholder while the remaining shareholding is held by the Petitioners No. 2 and 3, respectively.

2. Under the kind supervision of this Hon'ble Court, the parties have agreed to settle the dispute forming part of the present Petition at a total settlement amount of Rs. 107,50,00,000/-(Rupees One Hundred Seven Crore Fifty Lakhs Only). It has further been agreed that the Respondent No. 3 will be purchased by way of purchase of its entire shareholding from the Petitioners and the Respondents No. 1 &, 2 by Good Living Infrastructure Pvt. Ltd. ("GLI'), for Rs. 99,44,55,000/ - (Rupees Ninety Nine Crore Forty Four Lakhs Fifty Five Thousand only), out of which an amount of Rs. 42,64,75,477/ - (Rupees Forty Two Crore Sixty Four Lakhs Seventy Five Thousand Four Hundred Seventy Seven Only) or thereabouts shall be paid to NOIDA directly by GLI towards payments of dues to NOIDA as determined by this Hon'ble Court. The balance amount of Rs. 56,79,79,523/- (Rupees Fifty Six Crore Seventy Nine Lakhs Seventy Nine Thousand Five Hundred Twenty Three only) shall be deposited by GLI with this Hon'ble Court for payment to the Respondents No. 1 & 2.

3. Of the total settlement amount of Rs. 107.50 Crores, the Respondents have already received an amount of Rs. 21.53 Crores from the Registry of this Hon'ble Court, which comprises the amount of Rs.20 Crores deposited by the Petitioners pursuant to the order dated 15.09.2017 of this Hon'ble Court, along with the interest accrued thereon. Thus, the total amount now payable to the Respondents No. 1 &, 2 comes to Rs.85.97 Crores. Since the Respondents No.l & 2 will receive an amount of Rs. 56,79,79,523/ - from GLI, there will be a shortfall of Rs.29,1 7,20,477/ - (Rupees Twenty Nine Crore Seventeen Lakhs Twenty Thousand Four Hundred Seventy Seven only) approximately, which will be deposited by the Petitioners with this Hon'ble Court.

4. The Petitioners undertake to deposit the above mentioned shortfall of Rs.29,17,20,477/- or thereabouts within 3 months of the lifting of the status quo upon their immovable properties, which has been ordered by the Hon'ble Delhi High Court by its orders dated 24.03.2017 and 17.08.2017 passed in Execution Petition bearing OMP (ENF) (COMM) No.45 of 2017. The said status quo is required to be lifted in order to enable the Petitioners to raise loan against the said immovable properties so as to enable them to deposit the shortfall amount with this Hon'ble Court.

5. The Petitioners hereby undertake that till such time that the entire settlement amount is paid to the Respondents No. 1 & 2, the Petitioners shall not create any third party rights or interest over the above mentioned immovable properties for the purpose of raising loans to deposit with this Hon'ble Court the amounts payable to the Respondents No. 1 &, 2 as per the settlement reached between the parties."

7. M/s Good Living Infrastructure Pvt. Ltd. ("GLI") has also filed an Affidavit of Undertaking dated 10.02.2020 stating that:

"1. I am the CEO/Additional Director of M/s Good Living Infrastructure Pvt. Ltd. ("GLI") and have been duly authorized by GLI vide Resolution of Board of Directors dated 20.12.2019 to give the present undertaking on its behalf.

2. That GLI undertakes to pay a sum of Rs. 99,44,55,000/-towards the purchase of entire shareholding of IT infrastructure Park Pvt. Ltd. (Respondent No. 3) from the Petitioners and Alpha Tiger Cyprus Investment No.2 Ltd. and Alpha Tiger Cyprus Investment No. 3 Ltd. in order to acquire the sub lease of the property bearing Plot No. 00 IB situated at Sector 140A in Noida, District Gautam Budh Nagar, Uttar Pradesh.

3. That out of total sum of Rs. 99,44,55000/ -. GLI undertakes to pay the dues payable to NOIDA, amounting to Rs. 42,64,75,477/-, directly to NOIDA. In this regard, GLI seeks liberty from this Hon'ble Court to approach NOIDA for reschedulement of payment of the above mentioned sum. GLI undertakes to make the appropriate representation/ application to NOIDA for such reschedulement within one week of the receipt of the order passed by this Hon'ble Court granting the liberty sought herein.

4. That GLI undertakes to deposit the balance purchase price after deducting the NOIDA dues

Please Login To View The Full Judgment!

therefrom with the Hon'ble Court i.e. an amount of Rs.56,79,79,523/ -, in the following manner:
Rs. 10,00,00,000/- Upfront deposit to be made with the Court within 10 days of the signing of the Share Purchase Agreement between all the Parties, which shall also be deposited in the custody of the Hon'ble Court.
Rs. 46,79,79,523/ - To be deposited within a period of four months with an additional grace period of two months after the passing of the final order by the Hon'ble Court.
5. It is prayed that the balance amount of Rs. 46,79,79,523/ -be distributed to Alpha Tiger Cyprus Investment No. 2 Ltd. and Alpha Tiger Cyprus Investment No.3 Ltd by this Hon'ble Court after the transfer of the entire shareholding of Respondent No. 3 to GLI. 6. I say that the above mentioned undertaking is voluntary and unconditional." 8. In the event of any default in payment of the amounts by Appellants, the entire amount awarded as per the award dated 20.01.2015, would become enforceable. However, prior to enforcement, a window of 2 months would be granted to the Appellants to make provision for compliance. On the expiry of the aforesaid period of 2 months, the entire decree would become executable forthwith. 9. M/s Good Living Infrastructure Pvt. Ltd. is bound by the unconditional undertaking submitted on Affidavit before this Court. Any default by M/s Good Living Infrastructure Pvt. Ltd. would be treated as a breach of the undertaking submitted to this Court. The present Appeal is accordingly disposed of as per the aforesaid Consent Terms. Pending applications, if any, stand disposed.
O R







Judgements of Similar Parties

26-08-2020 Davinder Nath Sethi & Another Versus M/s. Purearth Infrastructure Limited, New Delhi National Consumer Disputes Redressal Commission NCDRC
25-08-2020 Dewan Izzat Rai Nanda Thru Lr's Versus Dewan Iqbal Nath Thru Lr's & Others High Court of Delhi
07-08-2020 The Commissioner of Income Tax-V, New Delhi Versus M/s. Nalwa Investment Ltd. & Others High Court of Delhi
30-07-2020 Som Nath Bhatt Versus Central Provident Fund Commissioner, New Delhi & Another National Consumer Disputes Redressal Commission NCDRC
30-07-2020 Som Nath Bhatt Versus Central Provident Fund Commissioner, New Delhi & Another National Consumer Disputes Redressal Commission NCDRC
16-07-2020 Satendra Nath Biswas Versus State of Chhattisgarh Through The Secretary, Department of Urban, Administration, Chhattisgarh & Others High Court of Chhattisgarh
16-07-2020 Kamlesh Devi & Others Versus Bhola Nath & Others High Court of Jammu and Kashmir
03-07-2020 Shakti Schools Private Limited Versus M/s. Chirec Public School High Court of for the State of Telangana
15-06-2020 Aditya Nath Jha Versus Union of India & Others Supreme Court of India
11-06-2020 State of HP Versus Dina Nath (Since Deceased) & Another High Court of Himachal Pradesh
06-05-2020 Triloki Nath Singh Versus Anirudh Singh(D) Thr. Lrs & Others Supreme Court of India
28-04-2020 Sambhu Nath & Others Versus State of U.P. High Court of Judicature at Allahabad
27-04-2020 Mohd. Burhan Versus Triloki Nath Nirmal High Court of Delhi
18-03-2020 The Branch Manager, M/s. Cholamandalam Investment and Finance Co. Ltd. & Others Versus Bikram Kumar Jaiswal West Bengal State Consumer Disputes Redressal Commission Kolkata
17-03-2020 Prof. Dr. Claudio De Simone & Another Versus Actial Farmaceutica Srl. (Formerly Known as CD Investment Srl.) & Others High Court of Delhi
17-03-2020 Surajit Das Versus The Cholamandalam Investment and Finance Ltd. & Others West Bengal State Consumer Disputes Redressal Commission Kolkata
16-03-2020 G.P. Shah Investment Private Limited, Surat & Others Versus Securities & Exchange Board of India, SEBI Bhavan SEBI Securities amp Exchange Board of India Securities Appellate Tribunal
05-03-2020 Saurendra Nath Sen Versus M/s. Ranjan Nirman Pvt. Ltd. & Others West Bengal State Consumer Disputes Redressal Commission Kolkata
03-03-2020 In The Matter of: Achala Gold Agritech Investments Limited & Others Versus M/s. Achala Gold Agritech Investment Limited & Others National Company Law Appellate Tribunal
03-03-2020 Debashish Nath Versus The State of Tripura, Represented by the Secretary-cum-Commissioner, Department of Information and Cultural Affairs, Government of Tripura & Others High Court of Tripura
27-02-2020 Shakti Singh Versus State of Haryana & Others High Court of Punjab and Haryana
27-02-2020 Pr. Commissioner of Income Tax – 6 V/S M/s. Eight Roads Investment Advisors Pvt. Ltd. (Formerly known as FIL Capital Advisors India Pvt. Ltd.) High Court of Judicature at Bombay
14-02-2020 APS Forex Services Private Limited Versus Shakti International Fashion Linkers & Others Supreme Court of India
14-02-2020 Subhash @ Subash Deb Nath Versus On Death of Bishnupada Saha His Legal Heirs - Archana Saha & Others High Court of Gauhati
10-02-2020 Axis Bank V/S Shyambeer Nath Tiwari and Others. Debts Recovery Tribunal Delhi
07-02-2020 Union of India & Another Versus Deepak Niranjan Nath Pandit Supreme Court of India
07-02-2020 Paras Nath Singh Versus State of U.P. & Others High Court of Judicature at Allahabad
05-02-2020 Sheo Shakti Cement Industries, Hazaribagh Versus State of Jharkhand High Court of Jharkhand
03-02-2020 M/s. Cholamandalam Investment & Finance Co. Ltd. (Formerly Cholamandalam DBS Finance Ltd), New Delhi Versus Sachin Vitthalrao Wankhede National Consumer Disputes Redressal Commission NCDRC
28-01-2020 Kotak Investment Advisors Limited & Others Versus Krishna Chamadia, Resolution Professional of Ricoh India Limited & Others High Court of Judicature at Bombay
23-01-2020 Governing Body Swami Shraddhanand College Versus Amar Nath Jha & Another Supreme Court of India
09-01-2020 Sew Infrastructure Ltd. Versus Mahendra Investment Advisors Pvt. Ltd. National Company Law Appellate Tribunal
07-01-2020 Biswanath Pal Versus Sankar Nath Pal & Others High Court of Judicature at Calcutta
07-01-2020 Kamal Nath, Accountant, Divisional Office Tezpur, Sonitpur Versus The Union of India, Represented by the Secretary to the Government of India, Ministry of Communication & IT Department of Posts, New Delhi & Others Central Administrative Tribunal Guwahati Bench Guwahati
06-01-2020 Surinder Nath Kesar Versus Board of School Education & Others Supreme Court of India
03-01-2020 Prasanta Lenka Versus Birendra Nath Rana High Court of Orissa
02-01-2020 State Bank of India V/S Shiv Shakti Fly Ash Bricks and Others. Debts Recovery Tribunal Jaipur
24-12-2019 Rabindra Nath Dam & Another Versus State of West Bengal & Another High Court of Judicature at Calcutta
18-12-2019 M/s. G-Tech Stone Limited, Alwarpet & Another Versus BFIL Finance Limited, Mumbai, (formerly known was ITC Bhadrachalam Finance and Investment Limited, and since amalgamated with Russel Credit Limited) High Court of Judicature at Madras
05-12-2019 V. Valarmathi Versus The Branch Manager, Tamilnadu Industrial Investment Corporation Ltd., Salem & Others High Court of Judicature at Madras
22-11-2019 Dwijendra Nath Mishra Versus State of U.P. & Others High Court of Judicature at Allahabad
14-11-2019 Jayanti Das Nath Versus The Union of India, Represented by the Secretary, To the Govt. of India, Ministry of Defence (D), New Delhi & Others Central Administrative Tribunal Guwahati Bench Guwahati
08-11-2019 Savrunisha & Others Versus Bhola Nath High Court of Judicature at Allahabad
30-10-2019 Shree Shakti Foams Versus Canara Bank National Consumer Disputes Redressal Commission NCDRC
30-09-2019 M/s. Alpha Corp Development Pvt. Ltd. Versus M/s. Earth Infrastructure Ltd. National Company Law Appellate Tribunal
29-09-2019 Jonali Nath Versus The Union of India, Represented by the Secretary, Ministry of Railway, New Delhi & Others Central Administrative Tribunal Guwahati Bench Guwahati
25-09-2019 Srei Multiple Asset Investment Trust Versus IDBI Bank Ltd. & Others National Company Law Appellate Tribunal
25-09-2019 Ramesh Chandra, Branch Manager, PNB MetLife India Insurance Co. Ltd., Tiger Hills, Kasaragod, Kerala through Motty John, General Manager-Legal Versus K. Narendran, Mayura Art Press, Kasaragod & Another Kerala State Consumer Disputes Redressal Commission Thiruvananthapuram
25-09-2019 Capvision Investment Advisor, Indore Versus Securities & Exchange Board of India, SEBI Bhavan SEBI Securities amp Exchange Board of India Securities Appellate Tribunal
24-09-2019 ReNew Power Limited having its corporate office at Commercial Block 1, Represented by its Authorized Representative Satwik E & Others Versus The State of Andhra Pradesh, Represented by its Principal Secretary, Energy Infrastructure & Investment Department, A.P. Secretariat, Velagapudi, Amaravati, Andhra Pradesh & Others High Court of Andhra Pradesh
24-09-2019 Dina Nath (D ) By Lrs. & Another Versus Subhash Chand Saini & Others Supreme Court of India
23-09-2019 M/s. Bishamber Dass Pran Nath & Another Versus Madhu Kapoor & Another High Court of Delhi
20-09-2019 Gouri Saha Versus Amarendra Nath Das & Others West Bengal State Consumer Disputes Redressal Commission Kolkata
16-09-2019 National Insurance Company Ltd. Versus Shambhu Nath Upadhyay National Consumer Disputes Redressal Commission NCDRC
13-09-2019 The Commissioner of Income Tax & Another Versus M/s. Fomento Finance & Investment Pvt. Ltd. & Another In the High Court of Bombay at Goa
04-09-2019 Piramal Investment Opportunities Fund, through its trustees Vistra ITCL India Limited Versus Assistant Commissioner of Income Tax-21(2) & Others High Court of Judicature at Bombay
28-08-2019 Paras Nath & Others Versus Addl. Dist. Judge A. Nagar & Others High Court Of Judicature At Allahabad Lucknow Bench
28-08-2019 Alok Nath Chandra Versus State Bank of India & Others High Court of Judicature at Calcutta
22-08-2019 Director of Income Tax, Exemptions, Chennai Versus M/s. Alpha India Foundation, Salamangalam, Chennai High Court of Judicature at Madras
20-08-2019 Goa State Cooperative Bank Ltd. Versus Krishna Nath A. (Dead) Through Lrs. & Others Supreme Court of India
19-08-2019 Ayodhya Faizabad Development Authority Through Its Vice Chairman, Faizabad Uttar Pradesh Versus Nath Bux Singh National Consumer Disputes Redressal Commission NCDRC
16-08-2019 Sambhu Nath Dan Versus Kanak Kumar Kundu @ Provat Kumar Kundu High Court of Judicature at Calcutta
14-08-2019 M/S Fertico Marketing And Investment Pvt., Ltd., & Others Versus C.B.I., Anti Corruption Branch Lucknow & Another High Court of Judicature at Allahabad
14-08-2019 M/s. Nath Seeds Ltd. Versus Regional Director E.S.I. Corporation Supreme Court of India
25-07-2019 State Bank of India & Others Versus Atindra Nath Bhattacharyya & Another Supreme Court of India
23-07-2019 Rajasthan Industrial Development & Investment Corporation Limited Versus Rajasthan Fasterners Private Limited High Court of Rajasthan Jaipur Bench
22-07-2019 Kawsik Nath Versus The State of Tripura & Others High Court of Tripura
19-07-2019 Sidharth Chauhan Versus Aditya Birla Real Estate Fund Through its investment Manger & Lawful attorney, Aditya Birla Sun Life AMC Limited & Another High Court of Judicature at Bombay
16-07-2019 Gouri Saha Versus Amarendra Nath Das & Others West Bengal State Consumer Disputes Redressal Commission Kolkata
15-07-2019 Ganesh @ Lachman Shaw Versus Versus Amar Nath Shaw High Court of Judicature at Calcutta
09-07-2019 The Peerless General Finance & Investment Company Ltd. Versus Commissioner of Income Tax Supreme Court of India
08-07-2019 Raj Kumar & Another Versus Som Nath High Court of Himachal Pradesh
01-07-2019 M/s. Shakti Traders Versus M.P. State Mining Corporation High Court of Madhya Pradesh
24-06-2019 SRS Investments Bengal Tiger Ltd. & Others Versus Rahul Todi & Others High Court of Judicature at Calcutta
19-06-2019 ALW Estates Pvt. Ltd. Versus M/s. Rajlaxmi Investment & Trading Co. Ltd. & Another High Court of Judicature at Calcutta
18-06-2019 Komal Prasad Shukla & Others Versus Raj Nath Yadav & Others High Court of Chhattisgarh
14-06-2019 Amar Nath Versus Bhagat Chand High Court of Himachal Pradesh
14-06-2019 Narendra Nath Mishra & Others Versus Binod Kumar & Another National Consumer Disputes Redressal Commission NCDRC
11-06-2019 Tamil Nadu Airport Workers Union (Regd. No.43/KBM) Rep. By its General Secretary, Meenambakkam & Another Versus Government of India, Rep. By its Secretary, Ministry of Labour, Shrarm Shakti Bhavan, New Delhi & Others High Court of Judicature at Madras
31-05-2019 Pranay Nath Versus State of Tripura High Court of Tripura
31-05-2019 Ram Nath & Others Versus State of U.P. High Court of Judicature at Allahabad
29-05-2019 G.S. Developers & Contractors Pvt. Ltd. Versus Alpha Corp. Development Pvt. Ltd. & Another High Court of Delhi
22-05-2019 Amarendra Nath Tewary Versus Basana Lohar (Midya) High Court of Judicature at Calcutta
09-05-2019 Lakshya Nath Sonowal & Others Versus Union of India, Represented by the Secretary to the Government of India, Ministry of Finance, Department of Revenue, New Delhi & Others Central Administrative Tribunal Guwahati Bench Guwahati
08-05-2019 Sambhu Nath Patra Versus State of West Bengal & Others High Court of Judicature at Calcutta
08-05-2019 Rabindra Nath Mishra Versus The State of Bihar through its Principal Secretary, Department of Cooperative & Others High Court of Judicature at Patna
06-05-2019 Ratan Deb Nath Versus The Union of India, Represented by the Comptroller & Auditor General of India, New Delhi & Others Central Administrative Tribunal Guwahati Bench Guwahati
01-05-2019 Triloki Nath Chaudhary Versus Shri Hari Overseas (P) Ltd. High Court of Delhi
30-04-2019 Dew Nath Tiwari & Others Versus Union of India & Others High Court of Judicature at Calcutta
30-04-2019 Snowtex Investment Limited Versus Principal Commissioner of Income Tax, Kolkata Supreme Court of India
25-04-2019 United India Insurance Company Ltd. & Others Versus Satender Nath Jha & Others High Court of Punjab and Haryana
24-04-2019 Delhi Development Authority Versus Nalwa Sons Investment Ltd. & Another Supreme Court of India
24-04-2019 Delhi Development Authority Versus Nalwa Sons Investment Ltd. & Another Supreme Court of India
22-04-2019 P. No. 488714, Shambhu Nath, Washerman, Office of the Commandant & Others Versus The Union of India, Represented by the Secretary to the Government of India, Ministry of Defence, New delhi & Another Central Administrative Tribunal Guwahati Bench Guwahati
17-04-2019 Sri Jitendra Nath Barman & Others Versus The State of West Bengal & Others High Court of Judicature at Calcutta
15-04-2019 T.A. Kannan Versus Tamil Nadu Industrial Investment Corporation Ltd., through it's Managing Director, Arulmanai & Others Before the Madurai Bench of Madras High Court
09-04-2019 Hema Kanta Deka & Others Versus Hemendra Nath Deka & Others High Court of Gauhati
05-04-2019 Mukunda Nath Versus State of Assam & Others High Court of Gauhati
04-04-2019 Atul Chandra Das (D) Through Lrs. Versus Rabindra Nath Bhattacharya (D) Thr. Lrs. & Others Supreme Court of India
29-03-2019 Kashi Nath Singh Versus State of Bihar High Court of Judicature at Patna