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



Sribash Chandra Saha & Others v/s Rubber Board & Others


Company & Directors' Information:- INDIA RUBBER LIMITED [Active] CIN = L25199TG1981PLC003254

Company & Directors' Information:- M M RUBBER COMPANY LIMITED [Active] CIN = L25190KA1964PLC052092

Company & Directors' Information:- M B RUBBER PRIVATE LIMITED [Active] CIN = U74899DL1988PTC052019

Company & Directors' Information:- SAHA (INDIA) PRIVATE LIMITED [Strike Off] CIN = U67120KA1991PTC012267

Company & Directors' Information:- A R P RUBBER PVT LTD [Strike Off] CIN = U25193WB1975PTC030113

Company & Directors' Information:- M M RUBBER COMPANY LIMITED [Not available for efiling] CIN = U99999KA1964PLC001541

Company & Directors' Information:- K K RUBBER PRIVATE LIMITED [Strike Off] CIN = U74899DL1984PTC019059

Company & Directors' Information:- B P RUBBER PRIVATE LTD [Active] CIN = U74899DL1986PTC026434

Company & Directors' Information:- C C SAHA LTD [Active] CIN = U36920WB1933PLC007695

Company & Directors' Information:- D P RUBBER PVT LTD [Strike Off] CIN = U25110MH2006PTC159770

Company & Directors' Information:- B N SAHA CO PVT LTD [Strike Off] CIN = U12000WB1938PTC009498

    CRP. No. 88 of 2018

    Decided On, 31 May 2019

    At, High Court of Tripura

    By, THE HONOURABLE CHIEF JUSTICE MR. SANJAY KAROL

    For the Appellants: Debasish Saha, Advocate. For the Respondents: S.D. Choudhury, S. Kar Bhowmik, A. Bhattacharjee, Advocates.



Judgment Text


1. The following issues arise for consideration in the present petition:

(a) Whether delay, in instituting a suit for recovery of money, before a Civil Court can be condoned by virtue of Section 5 of the Limitation Act, 1963 (referred to as the Act) or not?

(b) Whether time spent by the plaintiffs in pursuing the matter before the consumer forum, in relation to the same matter in issue, can be excluded by virtue of Section 14 of the Act. As a corollary thereof, whether trial Court was right in rejecting the plaintiffs request, seeking exclusion of time for the proceedings bona fidely instituted before a forum not having jurisdiction, particularly when such liberty stood granted?

2. Certain facts are not in dispute. Plaintiff-petitioners own and possess rubber plantation within the State of Tripura. Allegedly on 28th August, 2008, defendant-State Rubber Board deducted certain premiums towards the insurance policy, but did not remit the amount to the insurer. Unfortunately, on 22nd February, 2009, the said rubber plantation got gutted in fire. Vide notice dated 22nd March, 2010 and 4th May, 2010 plaintiffs set up their claim for compensation from the insurer. Vide response dated 21st May, 2010, their claim stood turned down. On 1st July, 2010, plaintiffs instituted a petition before the consumer forum claiming compensation, which holding the plaintiffs not to be consumer, vide order dated 6th September, 2013 stood rejected with liberty to institute a suit and take benefit of Section 14 of the Act. Resultantly, on 18th September, 2014, plaintiffs instituted a suit before a civil court having competent jurisdiction. Along with the plaint, an application both under Section 5 and Section 14 of the limitation Act seeking condonation of delay of 1095 days was filed. The said application stands rejected by the trial court. Hence, the present revision petition.

3. Ordinarily, this Court would have not examined the first question but for the insistence of the learned counsel for the plaintiffs that independent of plaintiffs right seeking condonation of delay under Section 14 [in view of liberty granted by the Consumer Forum], even under Section 5 of the Act plaintiffs have got a right to seek condonation of delay. Hence, at the threshold, the Court proceeds to examine the first question.

Object & purpose of prescribing limitation:

4. In B. Madhuri Goud v. B. Damodar Reddy, (2012) 12 SCC 693, the Apex Court held as under:

"The Limitation Act, 1963 has not been enacted with the object of destroying the rights of the parties but to ensure that they approach the court for vindication of their rights without unreasonable delay. The idea underlying the concept of limitation is that every remedy should remain alive only till the expiry of the period fixed by the legislature. At the same time, the courts are empowered to condone the delay provided that sufficient cause is shown by the applicant for not availing the remedy within the prescribed period of limitation."

5. In fact, in Damodaran Pillai & others v. South Indian Bank Ltd., (2005) 7 SCC 300, the Court observed that the principles underlying the provisions prescribing limitation are based on public policy aiming at justice, to repose, peace and prompt decision. Further hardship or injustice cannot be a ground for extending the period of limitation.

Statutory provisions:

6. The language of sub-sections (1) and (2) of Section 3 of the Act is unambiguously clear. For the purposes of ready reference, the same is reproduced as under:

"3. Bar of limitation. -- (1) Subject to the provisions contained in sections 4 to 24 (inclusive), every suit instituted, appeal preferred, and application made after the prescribed period shall be dismissed, although limitation has not been set up as a defence.

(2) For the purposes of this Act, --

(a) a suit is instituted, --

(i) in an ordinary case, when the plaint is presented to the proper officer;

(ii) in the case of a pauper, when his application for leave to sue as a pauper is made; and

(iii) in the case of a claim against a company which is being wound up by the court, when the claimant first sends in his claim to the official liquidator;

(b) any claim by way of a set off or a counter claim, shall be treated as a separate suit and shall be deemed to have been instituted --

(i) in the case of a set off, on the same date as the suit in which the set off is pleaded;

(ii) in the case of a counter claim, on the date on which the counter claim is made in court;

(c) an application by notice of motion in a High Court is made when the application is presented to the proper officer of that court." (Emphasis supplied).

7. From the bare reading of the Section it is abundantly clear that every suit instituted after the prescribed period, necessarily, has to be dismissed and this, despite such plea not set up as a defence.

8. "The prescribed period" is with reference to the period of limitation which is so defined under sub-section (f) of Section 2 to mean the one which is prescribed by the Schedule. The suit is deemed to be instituted when the plaint is presented to the proper officer. Noticeably, Section 3 is subject to the provisions contained under Sections 4 to 24.

9. Law of limitation is not meant to an unconscionable conduct, although, if the claim is clearly barred, the Court must unhesitatingly dismiss the plaint. It is a law of repose, peace and justice which bars the remedy after a lapse of a particular period by way of public policy and expediency without extinguishing the right in certain cases. Parties must approach the Court without unreasonable delay. Every suit should be filed within the prescribed period of time, failing which is liable to be dismissed. Careful perusal of provisions of Sections 4 to 24 reveals that there are two Sections empowering and enabling the Court to condone the delay and entertain proceedings so instituted beyond the prescribed period of limitation. The first being Section 5 and the second Section 14. For better appreciation and ready reference, both are reproduced as under:

"5. Extension of prescribed period in certain cases. -- Any appeal or any application, other than an application under any of the provisions of Order XXI of the Code of Civil Procedure, 1908 (5 of 1908), may be admitted after the prescribed period if the appellant or the applicant satisfies the court that he had sufficient cause for not preferring the appeal or making the application within such period.

14. Exclusion of time of proceeding bona fide in court without jurisdiction. -- (1) In computing the period of limitation for any suit the time during which the plaintiff has been prosecuting with due diligence another civil proceeding, whether in a court of first instance or of appeal or revision, against the defendant shall be excluded, where the proceeding relates to the same matter in issue and is prosecuted in good faith in a court which, from defect of jurisdiction or other cause of a like nature, is unable to entertain it.

(2) In computing the period of limitation for any application, the time during which the applicant has been prosecuting with due diligence another civil proceeding, whether in a court of first instance or of appeal or revision, against the same party for the same relief shall be excluded, where such proceeding is prosecuted in good faith in a court which, from defect of jurisdiction or other cause of a like nature, is unable to entertain it.

(3) Notwithstanding anything contained in rule 2 of Order XXIII of the Code of Civil Procedure, 1908 (5 of 1908), the provisions of sub-section (1) shall apply in relation to a fresh suit instituted on permission granted by the court under rule 1 of that Order, where such permission is granted on the ground that the first suit must fail by reason of a defect in the jurisdiction of the court or other cause of a like nature."

10. Section 5 deals only with appeals or any application other than an application under any of the provisions of Order XXI CPC.

The answer as to whether an appeal or an application referred to in the said Section would include a suit or not lies in the provisions of the Act itself, for sub-section (l) of Section 2 defines the "suit" not to include an appeal or an application.

11. When contrasted, one notices that Section 3 specifically deals with the suit and Section 5 deals with an appeal or any application. On the other hand, Section 14 provides for exclusion of period of limitation with respect to any suit.

12. Thus, the purpose, ambit and scope of Sections 5 & 14 is totally distinct and different. For the Apex Court in Suryachakra Power Corporation Limited v. Electricity Department, represented by its Superintending Engineer, Port Blair & others, (2016) 16 SCC 152 observed that "the principles under Section 14 of the Limitation Act, 1963 can be applied even when Section 5 of the Act is not applicable, is no more res integra, in view of M.P. Steel Corpn. v. CCE, (2015) 7 SCC 58."

13. In any event, on the first question, law is well settled for no Court has power to condone the delay with respect to a suit instituted beyond a period of limitation, this of course, with the exception under the conditions and limitations prescribed under Section 14. In fact, in Kamlesh Babu & others v. Lajpat Rai Sharma & others, (2008) 12 SCC 577, the Apex Court observed that:

"It is well settled that Section 3(1) of the Limitation Act casts a duty upon the court to dismiss a suit or an appeal or an application, if made after the prescribed period, although, limitation is not set up as a defence."

The said principle stands reiterated in State of Orissa & another v. Mamata Mohanty, (2011) 3 SCC 436.

14. In Rabindra Nath Samuel Dawson v. Sivakasi & others, (1973) 3 SCC 381, the Court observed that where plaintiff had been pursuing the suit and the resultant appeal, despite objection of maintainability taken by the defendant, he would not be entitled to the benefit of Section 14 of the Act in a subsequent suit initiated on the same cause of action, which principle stands reiterated in Deena (dead) through L.R.s v. Bharat Singh (dead) through L.R.s & others, (2002) 6 SCC 336.

15. Though not relevant, in a passing reference, it be only observed that the Apex Court in B. Madhuri Goud (supra) explained the meaning of the word "sufficient cause" as contained under Section 5 of the Act. The Court is required to take a liberal view and adopt a pragmatic approach so as to subserve the ends of justice.

16. Thus, it is evidently clear that no suit instituted by the plaintiff beyond the period of limitation would be maintainable and necessarily has to be dismissed without consideration of Section 5 of the Act. First question is answered accordingly.

17. The Apex Court in Consolidated Engineering Enterprises v. Principal Secretary, Irrigation Department & others, (2008) 7 SCC 169 (3 Judge Bench), laid down the following principles necessary for invoking the provisions of Section 14:

"On analysis of the said section, it becomes evident that the following conditions must be satisfied before Section 14 can be pressed into service:

(1) Both the prior and subsequent proceedings are civil proceedings prosecuted by the same party;

(2) The prior proceeding had been prosecuted with due diligence and in good faith;

(3) The failure of the prior proceeding was due to defect of jurisdiction or other cause of like nature;

(4) The earlier proceeding and the latter proceeding must relate to the same matter in issue and;

(5) Both the proceedings are in a court."

18. What is the meaning of the expression "court" occurring in Section 14 of the Act stands considered by the Apex Court in its various judicial pronouncements. It is not a court as understood in common parlance, established to adjudicate a lis under the common law remedy and more specifically the Code of Civil Procedure.

19. In Saushish Diamonds Ltd. v. National Insurance Co. Ltd., (1998) 8 SCC 357, the Court upheld the decision passed by an authority namely, National Consumer Disputes Redressal Commission established under the Consumer Protection Act, 1986 relegating the parties to a civil action, entitling them to the benefit of Section 14 of the Act.

20. In P. Sarathy v. State Bank of India, (2000) 5 SCC 355, similarly with respect to a special statute i.e. the Tamil Nadu Shops and Establishments Act, 1947, the Court held the Deputy Commissioner of Labour (Appeals) to be a "court" for the purposes of Section 14 of the Act, for the reason that even though the said authority may not be, truly speaking, a "civil court" but has trappings of a Court.

21. In M.P. Steel Corporation v. Commissioner of Central Excise, (2015) 7 SCC 58, the Court clarified that use of word "court" in Section 14 would take its colour from the preceding words "civil proceedings" which may be of several kinds and need not be confined to suits, appeals or applications which are "made only in courts stricto sensu" and thus held the said Section to be applicable to proceedings initiated before a quasi judicial Tribunal under a particular statute.

22. The Apex Court in Consolidated Engineering Enterprises (supra) clarified the expression "good faith" as used in Section 14 to mean, exercise of due care and attention and the findings as to whether "good faith" or its absence is there or not is actually one of fact, dependent upon each case. It further held that:

"31. Section 14 requires that the prior proceeding should have been prosecuted in good faith and with due diligence. The definition of good faith as found in Section 2(h) of the Limitation Act would indicate that nothing shall be deemed to be in good faith which is not done with due care and attention. It is true that Section 14 will not help a party who is guilty of negligence, lapse or inaction. However, there can be no hard-and-fast rule as to what amounts to good faith. It is a matter to be decided on the facts of each case. It will, in almost every case be more or less a question of degree. The mere filing of an application in wrong court would not prima facie show want of good faith. There must be no pretended mistake intentionally made with a view to delaying the proceedings or harassing the opposite party. In the light of these principles, the question will have to be considered whether the appellant had prosecuted the matter in other courts with due diligence and in good faith."

23. In fact, in Deena (dead) (supra) succinctly clarified the same to read as:

"14. The main factor which would influence the Court in extending the benefit of section 14 to a litigant is whether the prior proceeding had been prosecuted with due diligence and good faith. The party prosecuting the suit in good faith in the court having no jurisdiction is entitled to exclusion of that period. The expression "good faith" as used in section 14 means "exercise of due care and attention'. In the context of section 14 expression "good faith" qualifies prosecuting the proceeding in the Court which ultimately is found to have no jurisdiction. The finding as to good faith or the absence of it is a finding of fact. This Court in the case of Vijay Kumar Rampal v. Diwan Devi [AIR 1985 SC 1669] observed:

"The expression good faith qualifies prosecuting the proceeding in the Court which ultimately is found to have no jurisdiction. Failure to pay the requisite court fee found deficient on a contention being raised or the error of judgment in valuing a suit filed before a Court which was ultimately found to have no jurisdiction has absolutely nothing to do with the question of good faith in prosecuting the suit as provided in section 14 of the Limitation Act."

15. The other expressions relevant to be construed in this regard are "defect of jurisdiction" and "or other cause of a like nature". The expression "defect of jurisdiction" on a plain reading means the Court must lack jurisdiction to entertain the suit or proceeding. The circumstances in which or the grounds on which, lack of jurisdiction of the Court may be found are not enumerated in the Section. It is to be kept in mind that there is a distinction between granting permission to the plaintiff to withdraw the suit with leave to file a fresh suit for the same relief under Order 23 Rule 1 and exclusion of the period of pendency of that suit for the purpose of computation of limitation in the subsequent suit under section 14 of the Limitation Act. The words "or other cause of a like nature" are to be construed ejusdem generis with the words "defect of jurisdiction", that is to say, the defect must be of such a character as to make it impossible for the court to entertain the suit or application and to decide it on merits. Obviously section 14 will have no application in a case where the suit is dismissed after adjudication on its merits and not because the Court was unable to entertain it."

24. Noticeably, impugned order running into 9(nine) pages is nothing but reproduction of submissions of the parties and quotes of the decisions rendered by different courts of the land.

25. This Court finds such decisions referred to in the order, not to deal with the issue in hand. None of the decisions referred to by the trial Judge held the Consumer Forum not to be a court for the purposes of applicability of Section 14 of the Act.

26. Specific to the issue as to whether Consumer Forum is a Court or not, the Apex Court in Saushish Diamonds Ltd. (supra) under identical circumstances, where the plaintiffs had been pursuing the matter before the Consumer Forum, granted benefit of provisions of Section 14 of the Limitation Act.

27. In crux, it is seen that the trial Court dismissed the application for the reason that (a) Consumer Forum was not a "court"; (b) lack of due diligence and good faith exercised by the plaintiffs; and (c) the lis, on merits, stood adjudicated by the Consumer Forum. Defect of jurisdiction is not a ground for rejection of the application.

28. Perusal of the order dated 06.09.2013 passed by the District Consumer Disputes Redressal Forum, West Tripura, Agartala in case No.C.C. 46 of 2010, titled as Sri Sribash Chandra Saha & others v. The Chairman-cum-Managing Director, Rubber Board & others, only reveals that the lis inter se the parties was not adjudicated on merits. Petition stood rejected for the reason that plaintiffs on account of non-payment of premium for insurance could not be held to be "consumer" falling within the definition of the Consumer Protection Act, 1986, and as such, holding the application not to be maintainable, dismissed the same, reserving liberty to institute appropriate proceedings before a civil court by taking aid of Section 14 seeking exclusion of the period spent in pursuing such proceedings. The Consumer Forum did not hold the applicants not to have pursued the matter by exercising due diligence or good faith. The complaint stood rejected only on account of lack of jurisdiction which would take with

Please Login To View The Full Judgment!

in its sweep the expression "defect of jurisdiction". There is no dispute about the subject matter of the plaint being same, as the one pursued by the plaintiffs before the Consumer Forum. 29. Hence, for all the aforesaid reasons, this court finds the court below to have seriously erred in appreciating and correctly applying the provisions of law, in rejecting the plaintiffs application filed under Section 14 of the Act. Time spent for pursuing the matter before the Consumer Forum had to be excluded. Second question is answered accordingly. 30. Considering the attending facts and circumstances, the court ought to have allowed the prayer, more so in view of the liberty granted in rejecting the application by the Consumer Forum. The plaintiffs, being poor and helpless litigants had been pursuing the matter in good faith by exercising due diligence. 31. The instant suit is for recovery of compensation towards the loss suffered in the fire for which, allegedly premium towards insurance cover stood deducted by the Board. The proceedings relate to the very same matter in issue. As such, the present petition is allowed. 32. The application filed by the plaintiffs seeking condonation of delay stands allowed with the impugned order dated 25.04.2018 passed by learned Civil Judge (Sr. Division), Court No.3, West Tripura, Agartala in case No.Misc. (Condo.) 08 of 2014, titled as Sri Sribash Chandra Saha & others v. The Chairman-cum-Managing Director, Rubber Board & others, is quashed and set aside. Delay is not intentional and is justifiable in the attending facts and circumstances. 33. The parties are directed to appear before the trial court on 18.06.2019. The plaint be registered and hearing of the suit expedited. Since the claim pertains to the year 2009, trial court shall endeavour to conclude the proceedings, positively within a period of one year. Parties shall not take any unnecessary adjournment and save and except for official witnesses, endeavour to produce their evidence at the earliest, in accordance with law. 34. The revision petition stands disposed of in view of above terms.
O R







Judgements of Similar Parties

01-10-2020 Sayyad Shabbir Sheikh @ Sayyad Shabbir Saha Versus State of Maharashtra High Court of Judicature at Bombay
01-10-2020 Sayyad Shabbir Sheikh @ Sayyad Shabbir Saha Versus State of Maharashtra High Court of Judicature at Bombay
28-09-2020 Emirates Airlines Versus Srikanta Saha & Others National Consumer Disputes Redressal Commission NCDRC
17-08-2020 National Urban Cooperative Bank Ltd., Uttar Pardesh & Another Versus M/s. Khandelwal Rubber Products Pvt. Ltd., Uttar Pradesh & Another National Consumer Disputes Redressal Commission NCDRC
03-07-2020 Manoj Kumar Saha @ Manoj Kumar Sah Versus State of Bihar through the Principal Secretary, Prohibition, Excise & Registration Department, Govt. of Bihar, Patna & Others High Court of Judicature at Patna
11-06-2020 M/s. E.V. Mathai & Sons, Represented by Its Managing Partner, Rubber Dealer, Kothamangalam Versus State of Kerala, Represented by The Secretary, Commercial Taxes Department, Thiruvananthapuram High Court of Kerala
13-05-2020 Swapan Kumar Saha Versus Bangiya Gramin Vikash Bank & Others High Court of Judicature at Calcutta
18-03-2020 Pushpak Infrastructure Pvt. Ltd. Versus Goutam Saha & Others National Consumer Disputes Redressal Commission NCDRC
11-03-2020 Bidyut Kumar Saha Versus Tapa Saha High Court of Tripura
25-02-2020 M/s. Tridev Express Cargo, West Bengal Versus IPSITA Saha, West Bengal National Consumer Disputes Redressal Commission NCDRC
25-02-2020 M/s. Tridev Express Cargo Versus IPSITA Saha National Consumer Disputes Redressal Commission NCDRC
25-02-2020 Neeta Saha, Member of Suspended Board of Palm Developers Pvt. Ltd., U.P. Versus Ram Niwas Gupta (Proprietor of Ram Niwas Gupta & sons), New Delhi & Others National Company Law Appellate Tribunal
20-02-2020 Kaushik Saha Versus The Genaral Manager, SBI & Others West Bengal State Consumer Disputes Redressal Commission Kolkata
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 Lipika Dey (Saha) Versus Babul Kumar Saha High Court of Tripura
07-02-2020 Bijali Saha & Another Versus Riman Saha High Court of Tripura
03-02-2020 Debasish Saha Versus Godrej Properties Limited National Consumer Disputes Redressal Commission NCDRC
03-02-2020 Brite Rubber Processor Pvt. Ltd. Versus The State of Tripura, Represented by the Principal Secretary to the Government of Tripura & Others High Court of Tripura
24-01-2020 Kalyani Saha & Another Versus M/s. Chowdhury Projects Pvt. Ltd. & Another West Bengal State Consumer Disputes Redressal Commission Kolkata
20-01-2020 Pankaj Behari Saha V/S The State of Tripura, Represented by the Chief Secretary, Government of Tripura & Others High Court of Tripura
17-01-2020 Monotosh Saha Versus Sanjit Thakurata & Others West Bengal State Consumer Disputes Redressal Commission Kolkata
15-01-2020 Bibhas Saha & Others Versus State of West Bengal & Others High Court of Judicature at Calcutta
03-01-2020 Debasish Saha & Others Versus Godrej Properties Limited & Another West Bengal State Consumer Disputes Redressal Commission Kolkata
22-11-2019 Santi Swaasthalaya & Anusandhan Kendra Pvt. Ltd. Versus Iti Saha & Others West Bengal State Consumer Disputes Redressal Commission Kolkata
15-11-2019 Debdas Saha Versus The State of West Bengal & Others High Court of Judicature at Calcutta
07-11-2019 Sanjay Kumar Saha Versus UCO Bank & Others High Court of Judicature at Calcutta
30-09-2019 Goutam Saha Versus Sona Halder & Others West Bengal State Consumer Disputes Redressal Commission Kolkata
20-09-2019 Gouri Saha Versus Amarendra Nath Das & Others West Bengal State Consumer Disputes Redressal Commission Kolkata
18-09-2019 Shibani Saha & Another Versus Subhasish Ghosh & Others West Bengal State Consumer Disputes Redressal Commission Kolkata
28-08-2019 M/s. Aridipa Enterprise Rep. by its partner, Soma Basu Versus Partha Saha & Another West Bengal State Consumer Disputes Redressal Commission Kolkata
21-08-2019 M/s. Bose Enterprise Rep. by Rana Basu & Another Versus Chayanika Saha & Another West Bengal State Consumer Disputes Redressal Commission Kolkata
14-08-2019 Jagannath Saha @ Rinku Versus The State of West Bengal High Court of Judicature at Calcutta
13-08-2019 Bikash Kr. Saha Versus The Branch Manager, Muragachha, Dharmada CCC West Bengal State Consumer Disputes Redressal Commission Kolkata
09-08-2019 Sukanta Saha Versus State of West Bengal & Others High Court of Judicature at Calcutta
30-07-2019 Kishori Mohan Sinha alias Singha Versus Kumaresh Saha & Others High Court of Judicature at Calcutta
29-07-2019 M/S Modi Rubber Ltd & Another Versus State of U.P. & Others High Court of Judicature at Allahabad
24-07-2019 Debabrata Dutta Versus Joy Gopal Saha & Others High Court of Judicature at Calcutta
23-07-2019 Abir Saha & Others Versus The State of West Bengal & Another High Court of Judicature at Calcutta
16-07-2019 Gouri Saha Versus Amarendra Nath Das & Others West Bengal State Consumer Disputes Redressal Commission Kolkata
05-07-2019 Make My Trip (India) Pvt. Ltd. Versus Manabendra Saha Roy National Consumer Disputes Redressal Commission NCDRC
05-07-2019 Kabita Saha & Others Versus The State of West Bengal & Others High Court of Judicature at Calcutta
01-07-2019 Union of India, Represented By The Secretary, Ministry of Home Affairs & Others Versus Ranjit Kumar Saha & Another Supreme Court of India
01-07-2019 Ranjit Kumar Sarkar Versus Pew Saha & Others National Consumer Disputes Redressal Commission NCDRC
29-05-2019 Sushmita Saha Versus M/s. Amarpali Property Construction & Others West Bengal State Consumer Disputes Redressal Commission Kolkata
29-05-2019 Nandini Bala Saha Versus Dr. M. Pramanik & Another West Bengal State Consumer Disputes Redressal Commission Kolkata
23-05-2019 Sanjukta Saha & Others Versus Chandana Saha & Others High Court of Judicature at Calcutta
17-05-2019 Tapan Kumar Saha Versus State of Jharkhand High Court of Jharkhand
29-04-2019 Shree Shew Prokash Saha Versus M/s. DLF Ltd. West Bengal State Consumer Disputes Redressal Commission Kolkata
25-04-2019 M/s. Kamala Construction Pvt. Ltd. Versus Soumen Saha West Bengal State Consumer Disputes Redressal Commission Kolkata
17-04-2019 Monjur Alam Mallick Versus Rajib Saha High Court of Judicature at Calcutta
05-04-2019 Bhajan Saha Versus State of Tripura High Court of Tripura
29-03-2019 Bank of Baroda Versus Susmita Saha High Court of Delhi
27-03-2019 Tapas Dey Versus Aronjit Saha & Another West Bengal State Consumer Disputes Redressal Commission Kolkata
26-03-2019 Bhelupada Saha @ Velupada Saha Versus Prahallad Ghosh & Others High Court of Judicature at Calcutta
14-03-2019 The Commissioner of Income-tax-I, Coimbatore Versus M/s. The Nanco Rubber & Plastics Limited & Others High Court of Judicature at Madras
25-02-2019 Dr. Prasanta Saha Versus Pritam Sarkar & Another West Bengal State Consumer Disputes Redressal Commission Kolkata
13-02-2019 The Station Master, Berhampore Court Station P.O. & P.S. & Others Versus Aditya Kumar Saha West Bengal State Consumer Disputes Redressal Commission Kolkata
30-01-2019 Sumit Kumar Saha Versus Reliance General Insurance Company Ltd. Supreme Court of India
28-01-2019 Sangita Saha Versus Abhijit Saha & Others Supreme Court of India
21-01-2019 Dipak Kumar Saha Versus Bandhan Bild Con. & Others West Bengal State Consumer Disputes Redressal Commission Kolkata
08-01-2019 Bhajan Saha & Others Versus The State of West Bengal & Others High Court of Judicature at Calcutta
07-01-2019 Partha Sarathi Saha (Proprietor of M/s Sri Krishna Automobiles) Versus Assistant Provident Fund Commissioner High Court of Delhi
28-11-2018 Sanjib Saha & Another Versus Bengal Unitech Universal Infrastructure Pvt. Ltd. National Consumer Disputes Redressal Commission NCDRC
01-11-2018 Sanjoy Saha Versus The State of West Bengal & Others High Court of Judicature at Calcutta
01-11-2018 Biltu Saha & Others Versus The Union of India, Through the Comptroller & Auditor General of India, New Delhi & Others Central Administrative Tribunal Guwahati Bench Guwahati
11-10-2018 G.S. Rawat, IFS, Principal Chief Conservator of Forests & Chairman, Arasu Rubber Corporation Limited, Chennai Versus The Union of India, Rep. by The Secretary to Government, M/o Environment & Forest, New Delhi & Others Central Administrative Tribunal Madras Bench
08-10-2018 Soma Saha Versus Assam Power Distribution Co Ltd. High Court of Gauhati
01-10-2018 Mandira Saha Versus Sona Halder & Others West Bengal State Consumer Disputes Redressal Commission Kolkata
24-09-2018 United India Insurance Co. Ltd Versus Uttam Kr. Saha & Others High Court of Gauhati
19-09-2018 Jayanta Saha, Kolkata Versus Dcit, Circle - 25, Kolkata Income Tax Appellate Tribunal Kolkata
18-09-2018 Mobile Store Versus Subal Saha & Another Tripura State Consumer Disputes Redressal Commission Agartala
17-09-2018 M/s. Asian Rubber Works & Another Versus The Assistant Commissioner, R/South Ward, Municipal Corporation of Greater Mumbai & Others High Court of Judicature at Bombay
14-09-2018 Kamal Saha 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
05-09-2018 Anand Kumar Saraogi & Another Versus Amitamoyee Saha & Others High Court of Judicature at Calcutta
31-08-2018 Milon Roy Chowdhury Versus Ashis Kumar Saha & Others High Court of Judicature at Calcutta
28-08-2018 Joydeb Saha Versus Ashim Kumar Ghosh & Others West Bengal State Consumer Disputes Redressal Commission Kolkata
08-08-2018 Suman Saha Versus Andaman & Nicobar Administration & Others High Court of Judicature at Calcutta
08-08-2018 Deepak Kumar @ Deepak Kumar Saha Versus Ombir Singh & Others High Court of Delhi
06-08-2018 Archana Roy (Saha) & Others Versus Sanjib Bhattacharjee & Others High Court of Tripura
31-07-2018 Mani Saha Versus Apollo Gleneagles Hospital & Others West Bengal State Consumer Disputes Redressal Commission Kolkata
30-07-2018 Paramita Saha (Nandi) Versus Birangshu Narayan Dash Sharma & Others West Bengal State Consumer Disputes Redressal Commission Kolkata
27-07-2018 Debabrata Saha Versus State of West Bengal High Court of Judicature at Calcutta
23-07-2018 Reliance General Insurance Co. Ltd. Versus Dulali Saha & Others High Court of Tripura
04-07-2018 Jose Philip Versus The Thodupuzha Taluk Co-Operative Rubber Marketing Society No. E. 222, Represented by Its Managing Director, P.J. Emmanuel & Others High Court of Kerala
03-07-2018 Sukumar Sutradhar & Another Versus Sanjoy Saha West Bengal State Consumer Disputes Redressal Commission Kolkata
25-06-2018 Sanjib Ratan Saha Versus The Institute of Cost Accountant of India & Others High Court of Judicature at Calcutta
18-06-2018 Dr. Arindam Butt Versus Manoj Kumar Saha & Others West Bengal State Consumer Disputes Redressal Commission Kolkata
06-06-2018 Tapan Kumar Saha Versus Susmita Bhowmik & Others West Bengal State Consumer Disputes Redressal Commission Kolkata
06-06-2018 The Commercial Tax Officer-I, Wadakkancherry & Another Versus C.R. Varghese, M/s. Global Rubber Products, Kumblangad, Thrissur District High Court of Kerala
25-05-2018 Joydeb Saha Versus Mihir Lal Mukherjee National Consumer Disputes Redressal Commission NCDRC
24-05-2018 Competition Commission of India & Another Versus Oriental Rubber Industries Private Limited High Court of Delhi
21-05-2018 Tinna Rubber and Infrastructure Ltd V/S CC, Chennai Customs Excise Service Tax Appellate Tribunal South Zonal Bench At Chennai
16-05-2018 Manager, Bank of Baroda Jodhpur Park Branch Versus Susanta Saha National Consumer Disputes Redressal Commission NCDRC
27-04-2018 Gopal Saha Versus Anil Roy Chowdhury & Another West Bengal State Consumer Disputes Redressal Commission Kolkata
26-04-2018 Dr. Anirban Jana, Medical Officer, Kasturi District Hospital Versus Kamal Saha & Others West Bengal State Consumer Disputes Redressal Commission Kolkata
25-04-2018 Sunipa Saha Versus State of Tripura High Court of Tripura
19-03-2018 Sima Saha Versus Prabir Kumar Saha High Court of Tripura
15-03-2018 Rama Saha Versus M/s. Dream Dwellings & Others West Bengal State Consumer Disputes Redressal Commission Kolkata
12-03-2018 Meenachil Rubber Marketing & Processing Co-Operative Society Ltd. No. K 118, Represented by Managing Director, Kottayam & Another Versus The Choondachery Service Co-Operative Bank Ltd. No. 167, Represented by Its Secretary, Kottayam & Another High Court of Kerala
08-03-2018 Kanti Commercials Pvt. Ltd. Versus Belthangady Taluk Rubber Growers Marketing & Processing Co-Operative Society Limited National Company Law Appellate Tribunal