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



State of Maharashtra Through Executive Engineer, Public Works Division & Another v/s Khare & Tarkunde Infrastructure Pvt. Ltd. & Others


Company & Directors' Information:- G K S INFRASTRUCTURE LIMITED [Active] CIN = L45400DL1985PLC021038

Company & Directors' Information:- A INFRASTRUCTURE LIMITED [Active] CIN = L25191RJ1980PLC002077

Company & Directors' Information:- K D P INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U74899DL1993PTC054780

Company & Directors' Information:- K P INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45203GJ2004PTC043482

Company & Directors' Information:- C INFRASTRUCTURE CORPORATION LIMITED [Strike Off] CIN = U61100DL1982PLC013968

Company & Directors' Information:- B & G INFRASTRUCTURE COMPANY PRIVATE LIMITED [Active] CIN = U40105TN2001PTC047408

Company & Directors' Information:- O B INFRASTRUCTURE LIMITED [Active] CIN = U45200TG2006PLC049067

Company & Directors' Information:- MAHARASHTRA CORPORATION LIMITED [Active] CIN = L71100MH1982PLC028750

Company & Directors' Information:- K U INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45206TG2008PTC096209

Company & Directors' Information:- Y T INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202MH2010PTC206409

Company & Directors' Information:- KHARE AND TARKUNDE INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70102MH1997PTC110923

Company & Directors' Information:- N K B INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200HR2011PTC042402

Company & Directors' Information:- R K D INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45209WB2009PTC131919

Company & Directors' Information:- B AND B INFRASTRUCTURE LIMITED [Active] CIN = U85110KA1987PLC008488

Company & Directors' Information:- K A J INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70101DL2011PTC217204

Company & Directors' Information:- G M P INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400TG2009PTC066367

Company & Directors' Information:- U C C INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201MH2003PTC139844

Company & Directors' Information:- R L INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70102UP2010PTC041755

Company & Directors' Information:- L K INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400MH2010PTC203711

Company & Directors' Information:- B S R INFRASTRUCTURE PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U70101KA2006PTC038204

Company & Directors' Information:- B N A INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201MH2006PTC163769

Company & Directors' Information:- S K J INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45102MH2001PTC131284

Company & Directors' Information:- K B A INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202MH2009PTC194291

Company & Directors' Information:- V P M INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400TN2011PTC082368

Company & Directors' Information:- K INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201GJ2009PTC056299

Company & Directors' Information:- D G INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45401MH2004PTC146369

Company & Directors' Information:- E K INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200TN2008PTC066962

Company & Directors' Information:- A & A INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U74899DL1976PTC008196

Company & Directors' Information:- K L N INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70100KA2013PTC070361

Company & Directors' Information:- C P INFRASTRUCTURE PVT LTD [Active] CIN = U45201DL2005PTC143865

Company & Directors' Information:- G. R. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200MH2005PTC152633

Company & Directors' Information:- R P INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200MH2003PTC141340

Company & Directors' Information:- K. J. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201MH2006PTC165014

Company & Directors' Information:- B S Y INFRASTRUCTURE PRIVATE LIMITED. [Active] CIN = U70101HR2006PTC064456

Company & Directors' Information:- M AND S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400TN2011PTC083038

Company & Directors' Information:- V K D S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400WB2013PTC197196

Company & Directors' Information:- G B K INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202MH2008PTC177202

Company & Directors' Information:- G K INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200GJ2005PTC046213

Company & Directors' Information:- G S M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201DL2004PTC125377

Company & Directors' Information:- V K M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400UP2008PTC034606

Company & Directors' Information:- A V INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45203WB2006PTC111599

Company & Directors' Information:- S. J. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200DL2006PTC155904

Company & Directors' Information:- B. N. S. INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400MH2010PTC206202

Company & Directors' Information:- B G M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400WB2011PTC162415

Company & Directors' Information:- S M V INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200DL2006PTC155016

Company & Directors' Information:- K S INFRASTRUCTURE PRIVATE LIMITED. [Active] CIN = U70101MP2006PTC020722

Company & Directors' Information:- K B S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70101DL2005PTC136641

Company & Directors' Information:- D L H INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U52600JH2010PTC014524

Company & Directors' Information:- S N N INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202KA2011PTC059893

Company & Directors' Information:- G. V. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400DL2012PTC234078

Company & Directors' Information:- S A P INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201DL2005PTC141285

Company & Directors' Information:- K S K INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400DL2008PTC175908

Company & Directors' Information:- N P L INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400CH2009PTC031638

Company & Directors' Information:- K. E. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400MH2012PTC225658

Company & Directors' Information:- P A S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200DL2006PTC155015

Company & Directors' Information:- G S T INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200MH2006PTC160073

Company & Directors' Information:- P J INFRASTRUCTURE PVT LTD [Active] CIN = U45200MH2006PTC159217

Company & Directors' Information:- S B M INFRASTRUCTURE LIMITED [Active] CIN = U70102CH1992PLC012381

Company & Directors' Information:- A V C INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70102TG2007PTC056671

Company & Directors' Information:- V D INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400WB2008PTC122820

Company & Directors' Information:- I V M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45209TG2011PTC073968

Company & Directors' Information:- U S INFRASTRUCTURE INDIA PRIVATE LIMITED [Strike Off] CIN = U74999DL2002PTC117525

Company & Directors' Information:- B G R INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202KA2012PTC065026

Company & Directors' Information:- N. R. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202GJ2006PTC049520

Company & Directors' Information:- K. G. R INFRASTRUCTURE PRIVATE LIMITED. [Strike Off] CIN = U70102DL2008PTC177822

Company & Directors' Information:- A L INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200MH2008PTC184347

Company & Directors' Information:- N B INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201OR2008PTC009989

Company & Directors' Information:- C. I. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45203MP2005PTC018149

Company & Directors' Information:- S G INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201RJ1999PTC015467

Company & Directors' Information:- J N INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201OR2008PTC009789

Company & Directors' Information:- IN-STATE INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201OR2011PTC014355

Company & Directors' Information:- K C INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200PB2008PTC032011

Company & Directors' Information:- C C I INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201TN2007PTC063617

Company & Directors' Information:- A Q INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400MH2010PTC203965

Company & Directors' Information:- A B INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200MH2004PTC144994

Company & Directors' Information:- S H A INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400UP2012PTC049795

Company & Directors' Information:- L V S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200TG2006PTC051289

Company & Directors' Information:- V H B INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400DL2008PTC172682

Company & Directors' Information:- G A V INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U74999DL2007PTC158113

Company & Directors' Information:- S & I INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400HR2007PTC037191

Company & Directors' Information:- V V S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70100KA2015PTC084214

Company & Directors' Information:- D L INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201CT2018PTC008919

Company & Directors' Information:- G. H. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45309UP2020PTC126090

Company & Directors' Information:- L R INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45402TN2007PTC064029

Company & Directors' Information:- G. D. INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45209MH2010PTC208011

Company & Directors' Information:- G N R INFRASTRUCTURE (INDIA) LIMITED [Strike Off] CIN = U45200TG2009PLC065140

Company & Directors' Information:- A R K INFRASTRUCTURE INDIA PRIVATE LIMITED [Strike Off] CIN = U74900TG2015PTC100714

Company & Directors' Information:- U V F INFRASTRUCTURE LIMITED [Active] CIN = U45400WB2010PLC153786

Company & Directors' Information:- B K INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201DL2005PTC136992

Company & Directors' Information:- R A INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U74899DL2005PTC143884

Company & Directors' Information:- C. A. D. INFRASTRUCTURE INDIA PRIVATE LIMITED [Strike Off] CIN = U45201MP1997PTC012280

Company & Directors' Information:- B R G INFRASTRUCTURE LIMITED [Active] CIN = U45201GJ2008PLC052708

Company & Directors' Information:- H. H. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201GJ2008PTC054481

Company & Directors' Information:- O P L INFRASTRUCTURE PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U70101HR2009PTC039553

Company & Directors' Information:- C M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201DL2003PTC122794

Company & Directors' Information:- L & C INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200KA2008PTC046271

Company & Directors' Information:- R. S. V. INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70100WB2008PTC127373

Company & Directors' Information:- C D E INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201MH2012PTC235483

Company & Directors' Information:- V & B INFRASTRUCTURE (I) PRIVATE LIMITED [Under Process of Striking Off] CIN = U45400MH2010PTC206803

Company & Directors' Information:- D B G INFRASTRUCTURE (INDIA) PRIVATE LIMITED [Strike Off] CIN = U45209PN2010PTC137319

Company & Directors' Information:- C & C INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U74210PN2008PTC133179

Company & Directors' Information:- M N V INFRASTRUCTURE (INDIA) PRIVATE LIMITED [Strike Off] CIN = U45202AN2010PTC000130

Company & Directors' Information:- S C N INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U67200TG1995PTC021606

Company & Directors' Information:- R P V S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45203TG2011PTC072772

Company & Directors' Information:- S P H R INFRASTRUCTURE PVT LTD [Strike Off] CIN = U45209WB2006PTC109280

Company & Directors' Information:- J V INFRASTRUCTURE PRIVATE LIMITED [Under Process of Striking Off] CIN = U45201DL2005PTC139686

Company & Directors' Information:- S I S INFRASTRUCTURE PRIVATE LIMITED [Under Process of Striking Off] CIN = U70200DL2014PTC263278

Company & Directors' Information:- A S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70109DL1996PTC084029

Company & Directors' Information:- P G INFRASTRUCTURE PRIVATE LIMITED [Converted to LLP] CIN = U70109DL1996PTC084030

Company & Directors' Information:- B S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70109DL1996PTC084031

Company & Directors' Information:- M S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70109DL1996PTC084032

Company & Directors' Information:- Z M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200GJ2010PTC063179

Company & Directors' Information:- G E CO PUBLIC LIMITED [Strike Off] CIN = U36900WB1951PLC021802

Company & Directors' Information:- J B C INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45203PN1998PTC112753

Company & Directors' Information:- J K L INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45203TG1998PTC030087

Company & Directors' Information:- R L E S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45309TN2008PTC069251

Company & Directors' Information:- I I C INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70109DL2006PTC152588

Company & Directors' Information:- H. G. INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201GJ2007PTC049740

Company & Directors' Information:- AND INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U74999PY2016PTC008099

Company & Directors' Information:- J INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70200UR2012PTC000254

Company & Directors' Information:- T S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70100MP2008PTC021187

Company & Directors' Information:- G T INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200GJ2011PTC064637

Company & Directors' Information:- G L INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201GJ2007PTC050660

Company & Directors' Information:- M I J INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201DL2004PTC125213

Company & Directors' Information:- B T INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202GJ2004PTC043463

Company & Directors' Information:- S B H INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U60231MH2011PTC217039

Company & Directors' Information:- Z & B INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70200MH2007PTC166887

Company & Directors' Information:- S & O INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400MH2011PTC214034

Company & Directors' Information:- D P S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200MH2006PTC159955

Company & Directors' Information:- J D WORKS PRIVATE LIMITED [Active] CIN = U74999MH2011PTC211791

Company & Directors' Information:- M N A INFRASTRUCTURE PRIVATE LIMITED [Converted to LLP] CIN = U45400TG2009PTC063947

Company & Directors' Information:- T S A INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400UP2014PTC065137

Company & Directors' Information:- V B G INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70100TG2010PTC069278

Company & Directors' Information:- G S V INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45209TG2008PTC059195

Company & Directors' Information:- M N C INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45209TG2011PTC077524

Company & Directors' Information:- M W INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201CH2008PTC031045

Company & Directors' Information:- M I T INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400DL2008PTC180830

Company & Directors' Information:- V N INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400DL2010PTC203928

Company & Directors' Information:- G J INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400DL2012PTC239594

Company & Directors' Information:- S M WORKS PRIVATE LIMITED [Active] CIN = U45400DL2014PTC270403

Company & Directors' Information:- A TO Z INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400DL2014PTC272671

Company & Directors' Information:- K K S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U74999DL2007PTC159678

Company & Directors' Information:- ENGINEER & ENGINEER PRIVATE LIMITED [Active] CIN = U74999DL2016PTC293097

Company & Directors' Information:- C S ENGINEER PRIVATE LIMITED [Strike Off] CIN = U45201DL2003PTC122355

Company & Directors' Information:- U R INFRASTRUCTURE COMPANY PRIVATE LIMITED [Active] CIN = U45201DL2004PTC127085

Company & Directors' Information:- I K INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201DL2005PTC135711

Company & Directors' Information:- S S T INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201DL2005PTC137437

Company & Directors' Information:- D S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201DL2005PTC138026

Company & Directors' Information:- A J S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201DL2005PTC140640

Company & Directors' Information:- M R INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201DL2005PTC143565

Company & Directors' Information:- V INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70200DL2009PTC191676

Company & Directors' Information:- K W INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70102DL2011PTC224462

Company & Directors' Information:- A S M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70102DL2015PTC279049

Company & Directors' Information:- J V B INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70102DL2015PTC283560

Company & Directors' Information:- A K S T INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70109DL2012PTC236675

Company & Directors' Information:- M. A. INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200DL2007PTC158810

Company & Directors' Information:- G S K INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200DL2006PTC155120

Company & Directors' Information:- H V INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200DL2007PTC158234

Company & Directors' Information:- R. R. G INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200DL2007PTC170567

Company & Directors' Information:- B P M INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200DL2008PTC179121

Company & Directors' Information:- M & H INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U80904DL2007PTC166303

Company & Directors' Information:- B H I INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70101MP2012PTC029256

Company & Directors' Information:- S AND Y INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200MP2013PTC031382

Company & Directors' Information:- P V R N INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400HR2010PTC040311

Company & Directors' Information:- C D INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U74900HR2007PTC037175

Company & Directors' Information:- R J S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201GJ2009PTC055941

Company & Directors' Information:- B R B INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201GJ2008PTC053682

Company & Directors' Information:- B. R. INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201GJ2008PTC054103

Company & Directors' Information:- T H D INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200KL2012PTC032595

Company & Directors' Information:- J S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45203GJ2003PTC042641

Company & Directors' Information:- A L E M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U29308GJ2020PTC118118

Company & Directors' Information:- D H INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400MH2021PTC353332

Company & Directors' Information:- J B INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U64200GJ2021PTC121701

Company & Directors' Information:- A AND H INFRASTRUCTURE LIMITED [Strike Off] CIN = U45203MH1998PLC117368

Company & Directors' Information:- D L C INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201PB2007PTC031022

Company & Directors' Information:- R S J INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45300DL2007PTC167583

Company & Directors' Information:- N K INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200DL2006PTC156614

Company & Directors' Information:- M P WORKS PVT LTD [Strike Off] CIN = U22219WB1950PTC018702

Company & Directors' Information:- PUBLIC COMPANY LIMITED [Dissolved] CIN = U74900KL1948PLC000930

    First Appeal No. 240 of 2007 with First Appeal No. 213 of 2007

    Decided On, 18 February 2021

    At, In the High Court of Bombay at Nagpur

    By, THE HONOURABLE MR. JUSTICE A.S. CHANDURKAR & THE HONOURABLE MR. JUSTICE N.B. SURYAWANSHI

    For the Appellants: P.K. Sathianathan, Special Counsel. For the Respondents: R1, J.P. Pendsey, Advocate, R.S. Charpe, Advocates.



Judgment Text

A.S. Chandurkar, J.1. These appeals filed under Section 37 of the Arbitration and Conciliation Act, 1996 (for short, the Act of 1996) take exception to the judgment of the learned Principal District Judge, Chandrapur in Misc. Civil Application (Arbitration) No.63/2004 dated 15/12/2006. By that judgment the application filed by the appellant in First Appeal No.240/2007 under Section 34 of the Act of 1996 challenging the award passed by the sole Arbitrator on 04/03/2004 came to be partly allowed by maintaining the award of the Arbitrator dated 04/03/2004 on all counts except one. The only modification directed by the learned Principal District Judge was in the rate of future interest which was reduced from 25% per annum to 18% per annum from the date of the award till realization. The original applicant being aggrieved by the judgment of the learned Principal District Judge in so far as it maintained the award passed by the Arbitrator has preferred First Appeal No.240/2007. The original claimant being aggrieved by the reduction in the rate of interest from 25% per annum to 18% per annum has challenged that part of the judgment by preferring First Appeal No.213/2007.2. The facts in brief giving rise to these appeals are that the State of Maharashtra through its Public Works Department represented by its Executive Engineer (hereinafter referred to as the applicant) had invited tenders for construction of two bridges on BOT (Build, Operate and Transfer) basis. M/s Khare and Tarkunde Infrastructure Private (Ltd.) (hereinafter referred to as the claimant) submitted its bid which came to be accepted on 01/09/1997. As per the tender document the claimant was entitled to collect toll for a concession period of sixty one months. Accordingly on 01/10/1997 a Work Order was issued to the claimant under which two bridges were to be constructed within a period of twenty four months. While the estimated cost of construction was Rs.226.86 lakhs, the claimant had quoted the cost of construction to be Rs.340 lakhs. The work of construction was completed on 21/10/1998. On 07/08/2003 the toll booths were handed over to the applicant. In terms of the tender document the claimant raised a claim for grant of compensation as well as for extension of concession period on various grounds. This claim was considered by the applicant and it was found that the claimant would be entitled to compensation of an amount of Rs.1,99,24,313/-. In lieu of this amount of compensation the concession period of toll collection was extended for a further period of nine months and seven days. The claimant however was not satisfied with the compensation as awarded by the applicant. The arbitration clause was accordingly invoked by the claimant and Shri R. H. Tadvi was appointed as sole Arbitrator on 11/09/2003. On the basis of the documentary material relied upon by the parties before the Arbitrator he passed an award on 04/03/2004. He found that the claimant was entitled to the amount of Rs. 5,71,03,932/-. This was after taking into consideration the extended period of concession of nine months and seven days. The amount of compensation determined was directed to be paid with interest at the rate of 25% per annum (compounded monthly). On the basis of the amount of compensation to which the claimant was found entitled the Arbitrator evaluated the same in terms of the concession period which was twenty four months and twenty seven days.3. The applicant being aggrieved by the aforesaid award filed an application under Section 34 of the Act of 1996 before the District Court at Chandrapur. According to the applicant the arbitral award was contrary to the provisions of Section 34(2)(a)(iv) as well as Section 34(2)(b)(ii) of the Act of 1996. It was the grievance of the applicant that the Arbitrator had travelled beyond the scope of the dispute referred for arbitration and had thus exceeded jurisdiction. It was also stated that the award was liable to be set aside on the ground that it was in-conflict with the public policy of the country inasmuch as interest at the rate of 25% per annum (compounded monthly) had been awarded. According to the applicant interest at the rate of 18% per annum at the highest could have been awarded.The claimant opposed the aforesaid proceedings by filing a reply and supported the award passed by the Arbitrator. It was stated that while extending the initial period of concession of of fifty four months by a period of nine months and seven days the applicant itself had taken into consideration the rate of interest at 25% per annum. Reference was also made to a communication issued by the Chief Engineer of the applicant dated 20/03/2003 in which it had been stated that even on reduction of the rates of interest the bankers did not lower the rate of interest on the loans sanctioned by them. It was denied that the Arbitrator had travelled beyond the scope of the dispute referred to him. The claimant thus sought dismissal of the application filed under Section 34 of the Act of 1996.4. The learned Principal District Judge after considering the material on record and after hearing the parties found that the parties had appointed an Arbitrator who was earlier a Senior Officer of the Public Works Department. He was having the requisite expertise and experience besides being familiar with the technicalities of the contract. The technical points raised by the parties had been considered by the Arbitrator and in absence of any patent illegality being pointed out there was no scope for interference. There was no material on record to hold that by granting the claim as made the award as passed was against the public policy of India. Each claim as made was individually examined and the findings recorded by the Arbitrator were confirmed. On the aspect of payment of interest it was found by the learned Principal District Judge that while preparing the cash flow statement the claimant had shown the assumed rate of interest at 25% per annum. This assumed rate of interest was never objected to by the applicant and infact while extending the period of concession by nine months and seven days the same rate of interest had been applied by the applicant. It was thus held that the parties had entered into an agreement by accepting the rate of interest proposed by the claimant in absence of use of the expression “prevalent rate of interest”. It was held that the Arbitrator did not commit any patent illegality while granting the claim after applying interest at the rate of 25% (compounded monthly) per annum. The learned Principal District Judge however was of the view that insofar as grant of future interest was concerned the same could not exceed 18% per annum. Holding that this was the only lacuna in the award, the learned Principal District Judge proceeded to grant future interest at the rate of 18% per annum on the awarded claim from the date of the award till realization instead of 25% per annum. Except for this modification rest of the award came to be maintained. As stated earlier the applicant as well as the claimant have sought to challenge the judgment of the learned Principal District Judge dated 15/12/2006 by filing two separate appeals.5. Shri P. K. Sathianathan, learned counsel for the applicant sought to challenge the judgment of the learned Principal District Judge passed under Section 34 of the Act of 1996 on the same grounds that were urged before the District Court. Principally he submitted that the Arbitrator was not justified in granting the claim along with interest at the rate of 25% per annum. There was no agreement between the parties under which the claim if any would be payable with interest at the rate of 25% per annum. The interest moreover was compounded monthly. He then referred to various clauses of the tender document to urge that such rate of interest had not been specifically mentioned in the tender notice. Referring to the decision in Oil & Natural Gas Corporation Ltd. vs. Saw Pipes Ltd. (2003) 5 SCC 705 and especially paragraph 74(A)(2)(ii)(c) thereof it was submitted that since the grant of interest at the rate of 25% per annum was against the terms of the contract and also contrary to the provisions of the Interest Act, 1978 (for short, the Act of 1978), the same was liable to be set aside. By granting interest at the rate of 25% per annum with interest compounded monthly the award was liable to be set aside as it was in conflict with the public policy of India. Reference was made to the provisions of Section 34(2)(b)(ii) of the Act of 1996. He also referred to the decision in State of Haryana and ors. vs. S.L. Arora and Company (2010) 3 SCC 690 to substantiate his contention. Drawing attention of the Court to the provisions of Section 3 of the Act of 1978 it was submitted that the prevailing rate of interest could not have been ignored by the Arbitrator while passing the award. Since these aspects were not considered in the proper perspective by the learned Principal District Judge the award was liable to be set aside. He also referred to various grounds raised in the memorandum of appeal to submit that the appeal filed under Section 37 of the Act of 1996 by the applicant ought to be allowed.6. On the other hand Shri J. P. Pendsey, learned counsel appearing for the claimant besides supporting the award submitted that the learned Principal District Judge was not legally justified in reducing the rate of interest from 25% to 18% per annum insofar as the same was directed to be paid from passing of the award till realization. He referred to the bid submitted by the claimant to urge that while submitting the financial details in the proposal made by the claimant, the assumed rate of interest on debt was taken as 25%. It was on that basis that the total cost of construction was bid at Rs.340 lakhs with a concession period of four years and six months which comes to fifty four months. While issuing the Work Order this concession period of fifty four months was increased to sixty one months by the applicant. He referred to the cash flow statement which was also part of bid of the claimant to submit that even therein interest at the rate of 25% per annum had been taken. He therefore contended that while submitting its bid in response to the tender notice issued by the applicant the interest had been shown as 25% per annum and all calculations in the proposal were made accordingly. According to the learned counsel the construction of the bridges was to take about two years and as the contractor did not have any security to offer to the financial institutions while raising loan, the rate of interest was naturally high at 25% per annum. He then referred to the award as passed to urge that all objections raised by the applicant before the Arbitrator had been duly considered by the Arbitrator. Referring to the provisions of Section 4 of the Act of 1996 it was submitted that if a party failed to raise objection in the time prescribed before the Arbitrator, such right to object would stand waived. Reference was also made to the provisions of Section 16 of the Act of 1996 in that regard to urge that when specific grounds of challenge are not raised before the Arbitrator, the unsuccessful party is precluded from raising the same in proceedings under Section 34 of the Act of 1996. Further grounds not raised in proceedings under Section 34 of the Act of 1996 could also not be permitted to be raised in appeal under Section 37 of the Act of 1996. Thus in other words it was submitted that the Arbitrator having considered all objections raised before him, the award as passed could not be questioned on grounds that were never raised at the first instance. The applicant did not object to the rate of interest of 25% per annum that was quoted by the claimant and on the contrary after accepting the bid of the claimant the concession period was extended from fifty four months to sixty one months. This conduct of the applicant indicated that it had voluntarily accepted the proposal and the bid of the claimant after which the Work Order came to be issued. In that regard reference was made to the decision in MSP Infrastructure Ltd vs. M P Road Development Corporation AIR 2015 SC 710.7. The learned counsel then referred to the provisions of Section 31(3) as well as Section 31(7)(b) of the Act of 1996. Prior to the substitution of Section 31 (7)(b) of the Act of 1996 by the Amendment Act No.3 of 2016 it was only if future interest was not awarded by the Arbitrator that the Court could direct payment of 18% interest per annum. In the present case the Arbitrator himself having granted future interest at the rate of 25% per annum there was no jurisdiction with the learned Principal District Judge to reduce the future interest from 25% to 18%. This direction was contrary to the provisions of Section 31(7)(b) of the Act of 1996 prior to its amendment on 23/10/2015. Relying upon the decisions in MMTC Ltd. vs. Vedanta Ltd. AIR 2019 SC 1168 and State of Jharkhand & Ors. vs. M.s HSS Integrated SDN & Anr. 2019(9) SCC 798 it was submitted that the scope for interference by the Court under Section 34 and thereafter in appeal under Section 37 of the Act of 1996 was extremely limited and no such ground warranting interference was made out by the applicant. According to the learned counsel various grounds which were not raised before the Arbitrator as well as before the learned Principal District Judge were sought to be raised for the first time in proceedings under Section 37 of the Act of 1996. The question of the award being contrary to the public policy of India did not arise. Infact the Act of 1996 was in the nature of a Code in itself and it was not necessary to refer to other enactments to seek to reduce the rate of interest. As the terms of a contract coupled with the documents that were part of the proposal submitted by the claimant itself stipulated interest at the rate of 25% per annum, the learned Principal District Judge misdirected himself by reducing the grant of future interest from 25% to 18% per annum. Reference was made to the decision in M/s Hyder Consulting (UK) Ltd. vs. Governor, State of Orissa through Chief Engineer AIR 2015 SC 856 to indicate the exact meaning of the expression “sum” in Section 31(7)(b) of the Act of 1996.Attention was invited by the learned counsel for the claimant to the observations in paragraph 121 of the impugned judgment to indicate that the applicant could not rely upon Clause 3.6.11 of the tender notice in view of the fact that the applicant had never informed the claimant regarding change in the lending interest rate by the Reserve Bank of India. Similarly attention was invited to the communication dated 20/03/2003 that was written by the Chief Engineer to the Department of Public Works in which it was stated that the rate of interest that was charged by the financial institutions while lending was not reduced even if the rate of interest was changed by the financial institute. It was thus submitted that besides dismissing the appeal preferred by the applicant the judgment of the learned Principal District Judge was liable to be modified and the award as passed by the Arbitrator was liable to be restored.8. The learned counsel for the applicant in reply to the contention raised by the learned counsel for the claimant submitted that there was no document on record placed by the claimant to indicate that it was paying 25% interest to any financial institution and therefore the learned Principal District Judge rightly reduced the rate of future interest. Reference was made to the observations in paragraph 117 of the impugned judgment. Except for reference in the cash flow statement and Form-II submitted by the claimant such rate of interest was not indicated anywhere else nor in the Work Order also. The rate of interest was rightly reduced by the learned Principal District Judge and that direction did not call for any interference. It was thus submitted that the appeal preferred by the claimant was liable to be dismissed.9. We have heard the learned counsel for the parties at length and we have given due consideration to their respective submissions. We have also perused the written notes of arguments that were relied upon by the learned counsel for the applicant in proceedings under Section 34 of the Act of 1996 and were placed on record alongwith Civil Application No.350/2021. The present appeals having been filed under Section 37 of the Act of 1996 the scope for interference therein would have to be kept in mind. In this regard a useful reference can be made to the following observations in paragraphs 11 and 12 of the decision in MMTC Ltd. (supra) :11. As far as Section 34 is concerned, the position is well-settled by now that the Court does not sit in appeal over the arbitral award and may interfere on merits on the limited ground provided under Section 34 (2)(b)(ii) that is if the award is against the public policy of India. As per the legal position clarified through decisions of this Court prior to the amendments to the 1996 Act in 2015, a violation of Indian public policy, in turn, includes a violation of the fundamental policy of Indian law, a violation of the interest of India conflict with justice or morality, and the existence of patent illegality in the arbitral award. Additionally, the concept of the “fundamental policy of Indian law” would cover compliance with statures and judicial precents, adopting a judicial approach, compliance with the principles of natural justice, and Wednesbury reasonableness. Furthermore “patent illegality” itself has been held to mean contravention of the substantive law of India, contravention of the 1996 Act, and contravention of the terms of the contract.It is only if one of these conditions is met that the Court may interfere with an arbitral award in terms of Section 34(2)(b)(ii), but such interference does not entail a review of the merits of the dispute, and is limited to situations where the findings of the arbitrator are arbitrary, capricious or perverse, or when the conscience of the Court is shocked, when the illegality is not trivial but goes to the root of the matter. An arbitral award may not be interfered with if the view taken by the arbitrator is possible view based on facts.12. As far as interference with an order made under Section 34, as per Section 37, is concerned, it cannot be disputed that such interference under Section 37 cannot travel beyond the restrictions laid down under Section 34. In other words, the Court cannot undertake an independent assessment of the merits of the award, and must only ascertain that the exercise of power by the Court under Section 34 has not exceeded the scope of the provision.10. Perusal of the order passed by the learned Principal District Judge under Section 34 of the Act of 1996 indicates that he has referred to the applicable principles with regard to the scope of interference in an arbitral award. It has been noted that the Court would not be justified in interfering the arbitral award merely because the interpretation with regard to certain terms of the contract were not in accordance with the interpretation of the Court. Thereafter the provisions of Sections 4 and 16 of the Act of 1996 have been referred to and on that basis he did not permit the parties to raise new grounds based on facts that were not raised before the Arbitrator. It was then found that no jurisdictional issues contemplated by Section 16 of the Act of 1996 were raised before the Arbitrator. On that count the award was examined in the light of provisions of Section 34(2)(b) and (ii) of the Act of 1996 to assess whether the award was in conflict with the public policy of India. Each claim considered by the Arbitrator was thereafter independently assessed and a finding was recorded that the award did not indicate any error apparent on record for being interfered with under Section 34 of the Act of 1996. Similarly no patent illegality was also found. As the reasons given by the Arbitrator were found to be plausible the Court did not find it appropriate to interfere with the same.On the question of grant of interest at the rate of 25% per annum it was found that till the passing of the award the Arbitrator was justified in awarding that rate of interest in the light of the fact that while preparing the cash flow statement the claimant had shown an assumed rate of interest at 25% per annum. This was never objected to by the applicant. Similarly by referring to Clause 3.6.11 of the tender document it was found that the same was never invoked by the applicant and therefore a finding was recorded that the Arbitrator did not commit any patent illegality while granting the claim of the claimant by taking into consideration the rate of interest at 25% (compounded monthly).We thus find that the learned Principal District Judge has applied the correct legal principles while examining the award passed by the Arbitrator under Section 34 of the Act of 1996. By giving cogent reasons he has refused to interfere with the award to the extent it accepts the claim of the claimant and grants the same with 25% interest (compounded monthly) pendente lite. We therefore do not find any justifiable reasons to interfere with the impugned judgment to the extent the same has been challenged in First Appeal No.240/2007.11. Coming to the challenge as raised by the claimant to the reduction in the rate of interest from 25% per annum to 18% per annum post award, we find that the learned Principal District Judge has misconstrued the provisions of Section 31(7) (b) of the Act of 1996. A finding has been recorded in the impugned judgment that grant of interest beyond 18% per annum after passing of the award would be contrary to Section 31(7)(b) of the Act of 1996 and therefore in conflict with the public policy of India. In our view this conclusion runs counter to the law laid down by the Honourable Supreme Court in M/s Hyder Consulting (UK) Ltd. (supra). In paragraphs 49, 50 and 82 of the said decision it has been observed as under :“49. … As noticed above, clause (b) is applicable for the period from the date of award to the date of payment. The applicability of clause (b) has also been qualified by the legislature. The said clause uses the phrase “ unless the award otherwise directs”, which would mean that in the even the Arbitral Tribunal, in its award, makes a provision for interest to be imposed in this second stage as envisaged by sub-section (7) of section 31 of the Act, 1996, clause (b) would become inapplicable. By the said award, the Arbitral Tribunal has the power to impose an interest for the post-award period which may be higher or lower than the rate as prescribed under clause (b). Even if the award states that no interest shall be imposed in the post-award period which may be higher or lower than the rate as prescribed under clause (b). Even if the award states that no interest shall be imposed in the postaward period, clause (b) cannot be invoked.50. If the arbitral award is silent on the question of whether there would be any post-award interest, only in that situation could clause (b) be made applicable. In the said situation, it would be mandatory as per law that the award would carry interest at the rate of 18% annum from the date of the awa

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rd to the date of payment.82. … Pre-award interest is at the discretion of Arbitral Tribunal, while the post-award interest on the awarded sum is mandate of statute --- the only difference being that of rate of interest to be awarded by the Arbitral Tribunal. In other words, if the Arbitral Tribunal has awarded post-award interest payable from the date of award to the date of payment at a particular rate in its discretion then it will prevail else the party will be entitled to claim post-award interest on the awarded sum at the statutory rate specified in clause (b) of Section 31(7) of the Act that is 18%. ...”From the aforesaid observations it becomes clear that if the Arbitrator has awarded interest payable from the date of award to the date of payment at a particular rate in his discretion then the same would prevail. Where the Arbitrator has not awarded any interest after the date of the award the party would be entitled to claim post-award interest on the awarded sum at 18% per annum as stipulated in Section 31(7)(b) of the Act of 1996. As noted above the Arbitrator in his award has specifically granted interest at the rate of 25% per annum (compounded monthly) from the date of the award up to its payment. Thus when the award itself directed the applicant to pay interest at the rate of 25% per annum from the date of the award there was no reason for the learned Principal District Judge to invoke the provisions of Section 31(7)(b) of the Act of 1996 for reducing the rate of post-award interest. It was also not necessary to refer to the provisions of the Interest Act, 1978. As a result there was no jurisdiction to be exercised under Section 34 of the Act of 1996 to reduce the rate of interest awarded by the Arbitrator from 25% per annum to 18% per annum. To that extent the impugned judgment is liable to be interfered with.12. Thus in the light of aforesaid discussion it is held that the judgment of the learned Principal District Judge dated 15/12/2006 to the extent it confirms the award of the Arbitrator dated 04/03/2004 stands confirmed. Consequently First Appeal No.240/2007 stands dismissed. That part of the impugned judgment reducing the rate of future interest from the date of the award till realization from 25% per annum to 18% per annum is set aside. The award passed by the Arbitrator stands restored. Consequently the claimant would be entitled to grant of future interest at the rate of 25% per annum (compounded monthly).First Appeal No.213/2007 is allowed in aforesaid terms. Pending applications are also disposed of. Parties to bear their own costs.
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