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T.N. Alloy Foundry Co. Ltd. v/s T.N. Electricity Board and Others


Company & Directors' Information:- J G FOUNDRY LIMITED [Active] CIN = U27100BR1991PLC004417

Company & Directors' Information:- B L FOUNDRY PVT LTD [Active] CIN = U74999HR1991PTC031176

Company & Directors' Information:- K & K FOUNDRY PRIVATE LIMITED [Active] CIN = U27320PN2007PTC129726

Company & Directors' Information:- R P FOUNDRY PRIVATE LIMITED [Active] CIN = U27104PB1993PTC012925

Company & Directors' Information:- S B FOUNDRY LTD [Strike Off] CIN = U27103WB1969PLC027623

Company & Directors' Information:- A S FOUNDRY PRIVATE LIMITED [Active] CIN = U28110WB2021PTC245522

Company & Directors' Information:- M. P. ALLOY PRIVATE LIMITED [Strike Off] CIN = U28111UP1995PTC018405

Company & Directors' Information:- B & C FOUNDRY LIMITED [Strike Off] CIN = U29253TN2009PLC070743

Company & Directors' Information:- B & G FOUNDRY PRIVATE LIMITED [Strike Off] CIN = U27104TN2004PTC054162

Company & Directors' Information:- S R FOUNDRY PRIVATE LIMITED [Strike Off] CIN = U02710KA1985PTC006627

Company & Directors' Information:- B D K ALLOY PRIVATE LIMITED [Amalgamated] CIN = U27106KA1973PTC002355

    Civil Appeal No. 7615 of 2002

    Decided On, 12 February 2004

    At, Supreme Court of India

    By, THE HONOURABLE CHIEF JUSTICE MR. V.N. KHARE
    By, THE HONOURABLE MR. JUSTICE S.B. SINHA & THE HONOURABLE MR. JUSTICE S.H. KAPADIA

    Mr.T.L.V. Iyer, Senior Advocate, Mr.Ramesh Babu Mr.M.R., Advocates for Appellant. Mr. A.T.M. Sampath, Mr.P.N. Ramalingam, Mr.V. Balaji, Ms. Aarthi Radhakrishnan, Advocates for Respondent Nos 1 & 2. Ms. Revathy Raghavan, Advocate (NP), Advocates for Respondents Nos. 3 & 4.



Judgment Text

1. The appellant herein is incorporated under the Indian Companies Act and started its commercial production in the year 1982. It appears that subsequently it became sick. It is alleged that the appellant-Company could not run because of non supply of electrical energy by the respondents herein. It is under such circumstances, the appellant herein filed a suit for damages against respondents for the damage suffered during the period commencing from 28th March, 1983 to 16th October, 1982. The said suit was filed sometime in March, 1993 on the Original side of the Madras High Court. In July, 1998, the appellant herein filed an interlocutory application for amendment of the plaint. By the said application for amendment, the appellant sought to enhance its claim for damages. The learned Single Judge of the High Court allowed the amendment, as prayed for. The respondents herein went in appeal before the Letters Patent Bench the High Court and the Bench set aside the order of the learned Single Judge and allowed the appeal. It is against the said order and judgment, the appellant is in appeal before us.


2. Shri T.L.V. Iyer, learned senior counsel, appearing for the appellant, urged that the view taken by the High Court in rejecting the amendment of the appellant was erroneous. The law as regard permitting amendment to the plaint, is well settled. In L.J. Leach and Co. Ltd. and Anr. v. Messrs. Jardine Skinner and Co., AIR 1957 SC 357 : 1957 SCR 438, it was held that the Court as a rule decline to allow amendments, if a fresh suit on the amended claim would be barred by limitation on the date of the application. But that is a factor to be taken into account in exercise of the discretion as to whether amendment should be ordered and does not affect the power of the Court to order it.


3. It is not disputed that the appellate Court has a co-extensive power of the trial Court. We find that the discretion exercised by the High Court in rejecting

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the amendment of the plaint was in conformity with law. 4. For the aforesaid reason, we do not find any merit in the appeal. It fails and is, accordingly, dismissed. There shall be no order as to costs.
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