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



Union of India, through Chief Administrative Officer (construction) Central Railway, Mumbai CSMT v/s Maharashtra Steel Fabricators & Erectors


Company & Directors' Information:- S P FABRICATORS PRIVATE LIMITED [Active] CIN = U25192MH1993PTC072591

Company & Directors' Information:- S A L STEEL LIMITED [Active] CIN = L29199GJ2003PLC043148

Company & Directors' Information:- L & W CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201KA2006PTC039095

Company & Directors' Information:- M M S STEEL PRIVATE LIMITED [Active] CIN = U27109TZ1996PTC006849

Company & Directors' Information:- G. O. STEEL PRIVATE LIMITED [Active] CIN = U27100PB2007PTC031033

Company & Directors' Information:- N H CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201DL2006PTC144604

Company & Directors' Information:- C P S STEEL INDIA PRIVATE LIMITED [Active] CIN = U27104TZ2003PTC010552

Company & Directors' Information:- J R FABRICATORS LTD [Active] CIN = U28999MH1982PLC027396

Company & Directors' Information:- J R FABRICATORS LTD [Active] CIN = L28999MH1982PLC027396

Company & Directors' Information:- C S CONSTRUCTION COMPANY PRIVATE LIMITED [Active] CIN = U45201DL2005PTC140236

Company & Directors' Information:- J M G STEEL PRIVATE LIMITED [Strike Off] CIN = U27105BR1992PTC004985

Company & Directors' Information:- S D CONSTRUCTION PVT LTD [Active] CIN = U45209WB1993PTC058947

Company & Directors' Information:- H L STEEL PVT LTD [Active] CIN = U27107AS1992PTC003726

Company & Directors' Information:- K V M STEEL PRIVATE LIMITED [Active] CIN = U29141DL1988PTC031248

Company & Directors' Information:- K STEEL PRIVATE LIMITED [Strike Off] CIN = U27104JH1973PTC000998

Company & Directors' Information:- R. J. STEEL PRIVATE LIMITED [Active] CIN = U28112MH2009PTC193047

Company & Directors' Information:- M K R CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201DL2003PTC121828

Company & Directors' Information:- M M STEEL PRIVATE LIMITED [Active] CIN = U27107MH2001PTC131270

Company & Directors' Information:- P S FABRICATORS PVT LTD [Active] CIN = U27310WB1984PTC037720

Company & Directors' Information:- R K CONSTRUCTION PVT LTD [Strike Off] CIN = U00500BR1984PTC001953

Company & Directors' Information:- T D CONSTRUCTION COMPANY PRIVATE LIMITED [Active] CIN = U70101AS2002PTC006719

Company & Directors' Information:- M I A CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45204DL2013PTC248344

Company & Directors' Information:- H N CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45200JH2007PTC012923

Company & Directors' Information:- L V CONSTRUCTION COMPANY PRIVATE LIMITED [Active] CIN = U45201UP1998PTC023382

Company & Directors' Information:- A G L CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45400WB2008PTC126885

Company & Directors' Information:- C. K. CONSTRUCTION PRIVATE LIMITED [Active] CIN = U00501BR1990PTC003909

Company & Directors' Information:- D R STEEL CONSTRUCTION COMPANY PVT. LTD. [Active] CIN = U27310WB1991PTC051847

Company & Directors' Information:- CONSTRUCTION INDIA PVT LTD [Active] CIN = U45201GJ1979PTC003375

Company & Directors' Information:- B L STEEL PVT LTD [Active] CIN = U51909WB1981PTC034021

Company & Directors' Information:- R K G STEEL PRIVATE LIMITED [Active] CIN = U27109DL2004PTC128852

Company & Directors' Information:- H R CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201UP2002PTC026867

Company & Directors' Information:- V & H FABRICATORS PRIVATE LIMITED [Active] CIN = U51226MP2005PTC017842

Company & Directors' Information:- M B N CONSTRUCTION PRIVATE LIMITED [Active] CIN = U70101AS2004PTC007322

Company & Directors' Information:- MAHARASHTRA ERECTORS PRIVATE LIMITED [Active] CIN = U45201PN1991PTC062960

Company & Directors' Information:- V K B S CONSTRUCTION PRIVATE LIMITED [Active] CIN = U74899DL1989PTC035435

Company & Directors' Information:- V B STEEL PRIVATE LIMITED [Active] CIN = U28112MH2010PTC211691

Company & Directors' Information:- I B STEEL COMPANY PRIVATE LIMITED [Strike Off] CIN = U28910MH2010PTC211344

Company & Directors' Information:- INDIA FABRICATORS PRIVATE LIMITED [Active] CIN = U27100WB2007PTC116010

Company & Directors' Information:- N J CONSTRUCTION PRIVATE LIMITED [Active] CIN = U70102WB2012PTC186978

Company & Directors' Information:- C S R CONSTRUCTION PRIVATE LIMITED [Active] CIN = U74899DL1994PTC060034

Company & Directors' Information:- Y D STEEL PRIVATE LIMITED [Strike Off] CIN = U27109WB1997PTC086155

Company & Directors' Information:- J S C STEEL PRIVATE LIMITED [Active] CIN = U27106UP2013PTC061568

Company & Directors' Information:- T M G CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45203UP2000PTC025597

Company & Directors' Information:- C D S CONSTRUCTION CO PVT LTD [Active] CIN = U45200MH1982PTC026703

Company & Directors' Information:- S. M. STEEL PRIVATE LIMITED [Active] CIN = U51101MH2013PTC239811

Company & Directors' Information:- R K P STEEL LTD [Active] CIN = L27109WB1980PLC033206

Company & Directors' Information:- P J CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201AS2000PTC006365

Company & Directors' Information:- C P STEEL PRIVATE LIMITED [Active] CIN = U27100WB2008PTC127447

Company & Directors' Information:- A R C CONSTRUCTION PVT LTD [Active] CIN = U45202MH1996PTC096950

Company & Directors' Information:- N B S A M CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201DL2005PTC143267

Company & Directors' Information:- A. K. J. STEEL PRIVATE LIMITED [Active] CIN = U28112WB2010PTC144880

Company & Directors' Information:- J M D CONSTRUCTION PVT LTD [Strike Off] CIN = U70101WB1993PTC057456

Company & Directors' Information:- S R K CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45200BR1998PTC008483

Company & Directors' Information:- C D STEEL PVT LTD [Under Liquidation] CIN = U27109WB1981PTC034340

Company & Directors' Information:- V & C CONSTRUCTION PRIVATE LIMITED [Active] CIN = U74899DL1992PTC049012

Company & Directors' Information:- S B CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45203OR1994PTC003672

Company & Directors' Information:- T M S STEEL PRIVATE LIMITED [Strike Off] CIN = U02710TZ1996PTC007498

Company & Directors' Information:- S & S ERECTORS PVT LTD [Active] CIN = U45209WB1980PTC032760

Company & Directors' Information:- O A CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45203AR2005PTC007930

Company & Directors' Information:- K S FABRICATORS PRIVATE LIMITED [Strike Off] CIN = U01406DL1988PTC031430

Company & Directors' Information:- G R K FABRICATORS PVT LTD [Active] CIN = U74899DL1988PTC030586

Company & Directors' Information:- P M R STEEL PRIVATE LIMITED [Active] CIN = U51102DL2003PTC122675

Company & Directors' Information:- J C CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45203AS1999PTC005975

Company & Directors' Information:- C T STEEL PVT LTD [Active] CIN = U27109WB2005PTC106634

Company & Directors' Information:- N A CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45200MH2009PTC192764

Company & Directors' Information:- N CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201DL2006PTC146888

Company & Directors' Information:- V. K. CONSTRUCTION COMPANY PVT. LTD. [Active] CIN = U45102WB1991PTC050570

Company & Directors' Information:- M M CONSTRUCTION PVT LTD [Strike Off] CIN = U45200GJ1995PTC027508

Company & Directors' Information:- P. L. G. CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45400DL2007PTC171110

Company & Directors' Information:- P G STEEL PVT LTD [Strike Off] CIN = U24111AS1998PTC005409

Company & Directors' Information:- M K FABRICATORS PRIVATE LIMITED [Strike Off] CIN = U29211PB1997PTC020722

Company & Directors' Information:- M S FABRICATORS PRIVATE LIMITED [Active] CIN = U28939DL2007PTC159228

Company & Directors' Information:- STEEL UNION PVT LTD [Active] CIN = U51420WB1940PTC010133

Company & Directors' Information:- L AND C CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201KA2001PTC028456

Company & Directors' Information:- A AND S STEEL PRIVATE LIMITED [Active] CIN = U63090DL1987PTC027835

Company & Directors' Information:- C R CONSTRUCTION PVT LTD [Active] CIN = U45209WB1960PTC024811

Company & Directors' Information:- B N FABRICATORS LIMITED [Active] CIN = U27104AS1994PLC004201

Company & Directors' Information:- J S CONSTRUCTION PVT LTD [Active] CIN = U45201OR1981PTC000921

Company & Directors' Information:- S H A CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45202DL1996PTC076831

Company & Directors' Information:- S N S CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45204HR2009PTC039160

Company & Directors' Information:- A V M CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45202GJ2007PTC050521

Company & Directors' Information:- S V FABRICATORS PVT LTD [Active] CIN = U28920MH1982PTC028712

Company & Directors' Information:- M P J CONSTRUCTION (INDIA) PRIVATE LIMITED [Strike Off] CIN = U45400HR2011PTC044433

Company & Directors' Information:- UNION CONSTRUCTION COMPANY PRIVATE LIMITED [Strike Off] CIN = U45201PN2001PTC015926

Company & Directors' Information:- A H CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45201TN1990PTC019675

Company & Directors' Information:- MAHARASHTRA STEEL LTD [Active] CIN = U27104UP1974PLC003864

Company & Directors' Information:- J S STEEL PRIVATE LIMITED [Active] CIN = U52190CT1978PTC001432

Company & Directors' Information:- U M STEEL PRIVATE LIMITED [Strike Off] CIN = U27209TN1986PTC013670

Company & Directors' Information:- E & G STEEL INDIA PRIVATE LIMITED [Strike Off] CIN = U28113PN2009PTC134643

Company & Directors' Information:- A R S S V CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45202UR2020PTC011198

Company & Directors' Information:- A D CONSTRUCTION CO PRIVATE LIMITED [Strike Off] CIN = U45201UP1984PTC006464

Company & Directors' Information:- G V G CONSTRUCTION PRIVATE LIMITED [Active] CIN = U70102TN2009PTC072766

Company & Directors' Information:- L N STEEL PRIVATE LIMITED [Active] CIN = U27310WB2007PTC118206

Company & Directors' Information:- D G CONSTRUCTION PRIVATE LIMITED [Active] CIN = U70102JH2012PTC000717

Company & Directors' Information:- N. B. Y. CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201HR2019PTC079172

Company & Directors' Information:- H & G STEEL PRIVATE LIMITED [Active] CIN = U27109KL2020PTC063443

Company & Directors' Information:- K. D. W. STEEL PRIVATE LIMITED [Active] CIN = U28910UP2011PTC043976

Company & Directors' Information:- R. N. STEEL PRIVATE LIMITED [Active] CIN = U27100WB2007PTC116588

Company & Directors' Information:- J B F CONSTRUCTION COMPANY PRIVATE LIMITED [Active] CIN = U45200JK2008PTC002952

Company & Directors' Information:- K R P CONSTRUCTION PVT LTD [Active] CIN = U45200MH1989PTC053580

Company & Directors' Information:- R S M CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201DL2005PTC142245

Company & Directors' Information:- R & S CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45201BR2012PTC018727

Company & Directors' Information:- V D FABRICATORS PRIVATE LIMITED [Active] CIN = U17219DL2005PTC135230

Company & Directors' Information:- P M STEEL PRIVATE LIMITED [Active] CIN = U27105MP1982PTC001915

Company & Directors' Information:- M R STEEL (INDIA) PRIVATE LIMITED [Active] CIN = U27100TG2013PTC088808

Company & Directors' Information:- B M S CONSTRUCTION PRIVATE LIMITED [Active] CIN = U70101WB2006PTC110196

Company & Directors' Information:- R V S FABRICATORS PVT LTD [Not available for efiling] CIN = U28999PB1988PTC008507

Company & Directors' Information:- E H CONSTRUCTION CO PVT LTD [Active] CIN = U45209WB1984PTC037174

Company & Directors' Information:- N AND K CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45500CT2020PTC010948

Company & Directors' Information:- C K STEEL PVT LTD [Active] CIN = U29150WB1975PTC030259

Company & Directors' Information:- A C K CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45203PN2002PTC017065

Company & Directors' Information:- D. M. CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U74140WB2000PTC091230

Company & Directors' Information:- B M CONSTRUCTION CO PVT LTD [Strike Off] CIN = U70101WB1987PTC043414

Company & Directors' Information:- S K L CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201OR2012PTC016144

Company & Directors' Information:- P D CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201MH2007PTC171650

Company & Directors' Information:- S D ERECTORS PRIVATE LIMITED [Strike Off] CIN = U45400MH2010PTC205010

Company & Directors' Information:- MAHARASHTRA CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45400MH2011PTC211893

Company & Directors' Information:- A M Q STEEL PRIVATE LIMITED [Strike Off] CIN = U27310UP2012PTC053823

Company & Directors' Information:- A M CONSTRUCTION P LTD. [Active] CIN = U99999WB1990PTC050255

Company & Directors' Information:- P B S CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201WB2004PTC099367

Company & Directors' Information:- J B M CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45209WB2008PTC124938

Company & Directors' Information:- S. Z. CONSTRUCTION PRIVATE LIMITED [Active] CIN = U74999WB2011PTC163934

Company & Directors' Information:- P K S CONSTRUCTION CO PRIVATE LIMITED [Active] CIN = U45200HP2004PTC027694

Company & Directors' Information:- H D G CONSTRUCTION PRIVATE LIMITED [Active] CIN = U74899DL1988PTC032183

Company & Directors' Information:- S R B CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45201DL2004PTC130817

Company & Directors' Information:- N T C CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201KL2001PTC014853

Company & Directors' Information:- S. P. CONSTRUCTION INDIA PRIVATE LIMITED [Active] CIN = U70100WB2019PTC233077

Company & Directors' Information:- S A M CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45200HR2020PTC088988

Company & Directors' Information:- C S CONSTRUCTION INDIA PRIVATE LIMITED [Active] CIN = U45200MH2020PTC346811

Company & Directors' Information:- K STEEL & COMPANY PVT LTD [Strike Off] CIN = U51909WB1991PTC053960

Company & Directors' Information:- G B CONSTRUCTION COMPANY PVT LTD [Strike Off] CIN = U74210PB1995PTC016038

Company & Directors' Information:- STEEL CONSTRUCTION COMPANY PRIVATE LIMITED [Strike Off] CIN = U27104KA1939PTC000250

Company & Directors' Information:- N S STEEL PVT LTD [Strike Off] CIN = U27106PB1980PTC004266

Company & Directors' Information:- MUMBAI FABRICATORS PRIVATE LIMITED [Strike Off] CIN = U67120MH1990PTC057256

Company & Directors' Information:- A K CONSTRUCTION CO PVT LTD [Active] CIN = U45400WB1983PTC035682

Company & Directors' Information:- D. D. A. CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201JH2008PTC013043

Company & Directors' Information:- K. G. G. CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45400MN2010PTC008256

Company & Directors' Information:- P H FABRICATORS PRIVATE LIMITED [Active] CIN = U27100MH1997PTC105320

Company & Directors' Information:- G N B B CONSTRUCTION PRIVATE LIMITED [Active] CIN = U70101AS2004PTC007418

Company & Directors' Information:- V K FABRICATORS PRIVATE LIMITED [Active] CIN = U28111CH2001PTC024178

Company & Directors' Information:- H. N. D. CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45200JH2011PTC015162

Company & Directors' Information:- M E CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45200DL2007PTC171643

Company & Directors' Information:- C S COMPANY CONSTRUCTION LIMITED [Active] CIN = U45201KL1997PLC011174

Company & Directors' Information:- L K I CONSTRUCTION PVT LTD [Active] CIN = U70101WB1993PTC058304

Company & Directors' Information:- S K CONSTRUCTION PVT LTD [Active] CIN = U45201WB1994PTC065714

Company & Directors' Information:- S D STEEL CONSTRUCTION PVT LTD [Active] CIN = U45202WB1986PTC040330

Company & Directors' Information:- D T M CONSTRUCTION PVT LTD [Active] CIN = U45201WB1978PTC031730

Company & Directors' Information:- D L CONSTRUCTION PVT LTD [Strike Off] CIN = U45400WB1982PTC035570

Company & Directors' Information:- S V G CONSTRUCTION PRIVATE LIMITED [Active] CIN = U74899DL1994PTC055629

Company & Directors' Information:- J V ERECTORS PRIVATE LIMITED [Strike Off] CIN = U45200PN2011PTC140370

Company & Directors' Information:- M N P CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45200MH1980PTC022351

Company & Directors' Information:- A H A CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45400UP2010PTC040773

Company & Directors' Information:- S T S CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U60109WB1996PTC081825

Company & Directors' Information:- J J CONSTRUCTION PVT. LTD [Strike Off] CIN = U45200WB1989PTC046714

Company & Directors' Information:- D P CONSTRUCTION PVT LTD [Strike Off] CIN = U70101WB1987PTC042320

Company & Directors' Information:- B B G CONSTRUCTION PVT LTD [Strike Off] CIN = U45201WB1993PTC059618

Company & Directors' Information:- G S CONSTRUCTION PVT LTD [Strike Off] CIN = U45201WB1994PTC063238

Company & Directors' Information:- P S S S K CONSTRUCTION CO PVT LTD [Strike Off] CIN = U45201WB2006PTC107993

Company & Directors' Information:- S E CONSTRUCTION PVT LTD [Strike Off] CIN = U45202WB1988PTC044630

Company & Directors' Information:- H K CONSTRUCTION PVT LTD [Active] CIN = U45201GJ1981PTC004160

Company & Directors' Information:- R. S. ERECTORS PRIVATE LIMITED [Active] CIN = U74999WB2011PTC167205

Company & Directors' Information:- A V CONSTRUCTION CO PVT LTD [Active] CIN = U45202PB1982PTC004971

Company & Directors' Information:- G N CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45202OR2000PTC006244

Company & Directors' Information:- J S FABRICATORS PRIVATE LIMITED [Active] CIN = U17111UP1984PTC006596

Company & Directors' Information:- MAHARASHTRA STEEL FABRICATORS AND ERECTORS PRIVATE LIMITED [Strike Off] CIN = U27202MH1997PTC111674

Company & Directors' Information:- D P T CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45202MH2001PTC131559

Company & Directors' Information:- J CONSTRUCTION INDIA PRIVATE LIMITED [Active] CIN = U45200TZ2012PTC018250

Company & Directors' Information:- N B S D CONSTRUCTION PVT. LTD. [Strike Off] CIN = U45201WB1993PTC058364

Company & Directors' Information:- S K E CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45202JH2012PTC000666

Company & Directors' Information:- D S P FABRICATORS PRIVATE LIMITED [Converted to LLP] CIN = U27101DL1998PTC094117

Company & Directors' Information:- A K G CONSTRUCTION PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U45201DL2005PTC134347

Company & Directors' Information:- L J CONSTRUCTION PRIVATE LIMITED [Active] CIN = U74899DL2005PTC142321

Company & Directors' Information:- R H P CONSTRUCTION COMPANY PRIVATE LIMITED [Strike Off] CIN = U45203MP2001PTC014739

Company & Directors' Information:- R AND M CONSTRUCTION COMPANY PRIVATE LIMITED [Strike Off] CIN = U45202UP1994PTC017286

Company & Directors' Information:- B AND R CONSTRUCTION PVT LTD [Strike Off] CIN = U45201AS1990PTC003431

Company & Directors' Information:- J K CONSTRUCTION PVT LTD [Strike Off] CIN = U74210OR1987PTC001858

Company & Directors' Information:- B T CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U70101WB1997PTC085448

Company & Directors' Information:- R C STEEL PVT LTD [Strike Off] CIN = U28112AS1980PTC001811

Company & Directors' Information:- P V CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U70100DL1998PTC097116

Company & Directors' Information:- R D ERECTORS PRIVATE LIMITED [Under Process of Striking Off] CIN = U74999PN1996PTC100133

Company & Directors' Information:- M T CONSTRUCTION PVT LTD [Strike Off] CIN = U26933OR1985PTC001496

Company & Directors' Information:- A K CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U29248UR1982PTC005795

Company & Directors' Information:- UNION STEEL (INDIA) PRIVATE LIMITED [Strike Off] CIN = U27107MH1995PTC094592

Company & Directors' Information:- P B CONSTRUCTION (INDIA) LIMITED [Strike Off] CIN = U01131TN1995PLC032650

Company & Directors' Information:- S K P CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45201CT2008PTC020585

Company & Directors' Information:- A P G CONSTRUCTION COMPANY PRIVATE LIMITED [Strike Off] CIN = U45400DL2007PTC168160

Company & Directors' Information:- B. CONSTRUCTION PVT. LTD. [Strike Off] CIN = U00894BR1989PTC003616

Company & Directors' Information:- STEEL FABRICATORS (INDIA) PVT LTD [Strike Off] CIN = U27104PB1970PTC002911

Company & Directors' Information:- M K G STEEL PRIVATE LIMITED [Strike Off] CIN = U74899DL1995PTC066480

Company & Directors' Information:- Y S K CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45201DL2005PTC134417

Company & Directors' Information:- P K A S CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U74899DL2005PTC138117

Company & Directors' Information:- R G M CONSTRUCTION PRIVATE LIMITED [Under Process of Striking Off] CIN = U45200BR1992PTC004863

Company & Directors' Information:- A TO Z CONSTRUCTION CO PRIVATE LTD [Strike Off] CIN = U70101DL1987PTC029674

Company & Directors' Information:- M N FABRICATORS PRIVATE LIMITED [Strike Off] CIN = U34100KA1987PTC008326

Company & Directors' Information:- O S CONSTRUCTION PVT LTD [Strike Off] CIN = U00351JH1990PTC003764

Company & Directors' Information:- D I CONSTRUCTION PRIVATE LIMITED [Active] CIN = U74899DL1994PTC061454

Company & Directors' Information:- P D STEEL PRIVATE LIMITED [Strike Off] CIN = U74899DL1989PTC038426

Company & Directors' Information:- P N CONSTRUCTION PRIVATE LIMITED [Converted to LLP] CIN = U45201DL2003PTC122894

Company & Directors' Information:- A + E CONSTRUCTION PRIVATE LIMITED [Active] CIN = U74899DL1990PTC042290

Company & Directors' Information:- S N CONSTRUCTION PVT LTD [Strike Off] CIN = U45203OR1983PTC001211

Company & Directors' Information:- P C M FABRICATORS PRIVATE LIMITED [Active] CIN = U52590MH2012PTC238036

Company & Directors' Information:- A K STEEL PVT LTD [Strike Off] CIN = U99999DL1961PTC003566

Company & Directors' Information:- H S P STEEL PRIVATE LIMITED [Strike Off] CIN = U27100MH2013PTC242983

Company & Directors' Information:- R B R STEEL PRIVATE LIMITED [Active] CIN = U51103PB2013PTC037791

Company & Directors' Information:- P N R CONSTRUCTION PVT LTD [Strike Off] CIN = U99999MH2006PTC158802

Company & Directors' Information:- J. K. D. CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45209PB2009PTC033102

Company & Directors' Information:- D H STEEL PRIVATE LIMITED [Strike Off] CIN = U27109RJ2012PTC039742

Company & Directors' Information:- B H CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45200MH2009PTC193976

Company & Directors' Information:- K L G CONSTRUCTION INDIA PRIVATE LIMITED [Strike Off] CIN = U45201MH2015PTC264933

Company & Directors' Information:- J W CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45400MH2010PTC198916

Company & Directors' Information:- U N CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45400PN2014PTC150730

Company & Directors' Information:- G T K CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45200MH1996PTC096261

Company & Directors' Information:- J B CONSTRUCTION PVT LTD [Strike Off] CIN = U45200MH2004PTC025668

Company & Directors' Information:- U S CONSTRUCTION AND COMPANY PRIVATE LIMITED [Strike Off] CIN = U45200MH2004PTC149583

Company & Directors' Information:- R A STEEL PRIVATE LIMITED [Active] CIN = U51909MH2014PTC253625

Company & Directors' Information:- R M J CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U70102UP2010PTC040949

Company & Directors' Information:- M V CONSTRUCTION COMPANY PVT LTD [Strike Off] CIN = U45400WB1967PTC011413

Company & Directors' Information:- A P L CONSTRUCTION COMPANY PRIVATE LIMITED [Strike Off] CIN = U45209HP2010PTC031395

Company & Directors' Information:- H AND K CONSTRUCTION COMPANY PRIVATE LIMITED [Strike Off] CIN = U70200HP2014PTC000633

Company & Directors' Information:- N M FABRICATORS PVT LTD [Active] CIN = U27109DL2001PTC110528

Company & Directors' Information:- N. V. STEEL PRIVATE LIMITED [Strike Off] CIN = U27310DL2009PTC186541

Company & Directors' Information:- N B FABRICATORS PRIVATE LIMITED [Active] CIN = U28112DL2006PTC147194

Company & Directors' Information:- R A FABRICATORS PRIVATE LIMITED [Active] CIN = U28112DL2009PTC190179

Company & Directors' Information:- K. D. STEEL PRIVATE LIMITED [Strike Off] CIN = U28939DL2012PTC244467

Company & Directors' Information:- I. A. A. CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45204DL2011PTC220447

Company & Directors' Information:- R M D CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45400DL2008PTC185164

Company & Directors' Information:- A R M CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45400DL2008PTC185770

Company & Directors' Information:- G-5 CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45400DL2014PTC265907

Company & Directors' Information:- U P CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45400DL2014PTC271791

Company & Directors' Information:- V 2 S CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45400DL2014PTC273750

Company & Directors' Information:- A T N CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45400DL2015PTC288656

Company & Directors' Information:- I G CONSTRUCTION COMPANY PRIVATE LIMITED [Strike Off] CIN = U45201DL1996PTC077365

Company & Directors' Information:- P P S CONSTRUCTION COMPANY PRIVATE LIMITED [Active] CIN = U45201DL2005PTC138608

Company & Directors' Information:- S S N V CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201DL2005PTC142918

Company & Directors' Information:- K. C. CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45201DL2012PTC231726

Company & Directors' Information:- N R D CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45201DL2012PTC244905

Company & Directors' Information:- S A Z CONSTRUCTION COMPANY PRIVATE LIMITED [Strike Off] CIN = U70102DL2014PTC267130

Company & Directors' Information:- A & Z CONSTRUCTION CO. PRIVATE LIMITED [Strike Off] CIN = U70101DL2012PTC231712

Company & Directors' Information:- J M M CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45200BR2014PTC021845

Company & Directors' Information:- B & U CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45203GJ2013PTC075424

Company & Directors' Information:- U. A. CONSTRUCTION PRIVATE LIMITED [Active] CIN = U45201HR2020PTC086153

Company & Directors' Information:- R S FABRICATORS PRIVATE LIMITED [Active] CIN = U29100GJ2020PTC116990

Company & Directors' Information:- STEEL INDIA PRIVATE LIMITED [Strike Off] CIN = U00349KA1958PTC001309

Company & Directors' Information:- C P CONSTRUCTION PVT LTD [Strike Off] CIN = U70101WB1988PTC043759

Company & Directors' Information:- K P CONSTRUCTION (INDIA) PVT LTD [Strike Off] CIN = U74210WB1985PTC039394

Company & Directors' Information:- T K CONSTRUCTION PVT LTD [Strike Off] CIN = U74210WB1985PTC039731

Company & Directors' Information:- A P S CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45201BR1986PTC002374

Company & Directors' Information:- A B G S CONSTRUCTION PVT LTD [Strike Off] CIN = U45201WB1986PTC040667

Company & Directors' Information:- G B S S CONSTRUCTION COMPANY PRIVATE LIMITED [Strike Off] CIN = U45201PN2000PTC015546

Company & Directors' Information:- B P CONSTRUCTION CO PVT LTD [Strike Off] CIN = U95201WB1955PTC022488

Company & Directors' Information:- A R CONSTRUCTION PVT LTD [Strike Off] CIN = U45201CH1988PTC008459

Company & Directors' Information:- A S G CONSTRUCTION CO. PRIVATE LIMITED [Strike Off] CIN = U70200DL1996PTC075278

Company & Directors' Information:- W & C CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45209PN2006PTC129169

Company & Directors' Information:- T & A CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45400DL2007PTC164939

Company & Directors' Information:- S R S S CONSTRUCTION PRIVATE LIMITED [Strike Off] CIN = U45400DL2008PTC176504

Company & Directors' Information:- B C R CONSTRUCTION PRIVATE LIMITED [Active] CIN = U99999MH1979PTC021005

Company & Directors' Information:- STEEL CO PVT LTD [Strike Off] CIN = U51109WB1947PTC015981

Company & Directors' Information:- G P D FABRICATORS PRIVATE LIMITED [Strike Off] CIN = U27104TN1989PTC017586

Company & Directors' Information:- THE CENTRAL CONSTRUCTION LIMITED [Strike Off] CIN = U99999MH1942PTC003539

Company & Directors' Information:- THE CONSTRUCTION CO OF INDIA LTD. [Dissolved] CIN = U99999MH1943PLC007425

Company & Directors' Information:- S B CONSTRUCTION CO LTD [Strike Off] CIN = U45208WB1947PLC014904

    Writ Petition (L) No. 4049 of 2020

    Decided On, 27 October 2020

    At, High Court of Judicature at Bombay

    By, THE HONOURABLE MR. JUSTICE NITIN JAMDAR & THE HONOURABLE MR. JUSTICE MILIND N. JADHAV

    For the Petitioner: Anil Singh, Additional Solicitor General with T.J. Pandian, Aditya Thakkar, T.C. Subhramanian, Advocates. For the Respondent: Dr. Birendra Saraf, Senior Advocate with Udaysankar Samudrala, Advocates.



Judgment Text

Nitin Jamdar, J.1. The Central Railway has challenged the arbitral Award dated 4 February 2019 by way of this petition under Articles 226 and 227 of the Constitution of India.2. The Petitioner’s case is as follows. The Construction Department of the Central Railway awarded a contract to the Respondent on 31 December 2001 and 31 March 2002. The contract was for extension of the railway platform and foot short bridge between Dombivali and Thakurli railway stations in Kalyan District. On 2 January 2004 the foot short bridge collapsed during construction. The Railway authorities investigated the incident and prepared a report. The contract was terminated. The Respondent invoked arbitration clause on 8 April 2005 raising monetary claims. An Arbitral Tribunal was constituted on 23 May 2006. This Arbitration did not conclude. Second, three member, Arbitral Tribunal was constituted on 31 August 2018. This Tribunal held meetings on 17 December 2018, 29 December 2018 and 7 January 2019. The Arbitral Tribunal passed an award on 4 February 2019. The copy of the Award was sent by the presiding Arbitrator under letter dated 1 March 2019 to the Deputy Chief Engineer on 8 April 2019. No steps were taken to challenge the award during the limitation, and extendable period under Section 34 (3) of the Arbitration and Conciliation Act, 1996. After the period under the Act of 1996 was over, the Petitioner has filed present petition to challenge the arbitral award.3. We have heard Mr. Anil Singh, Additional Solicitor General for the Petitioner and Dr. Birendra Saraf, Senior Advocate for the Respondent.4. A preliminary objection is raised by the Respondent to the maintainability of the writ petition. We have heard the Counsel on the maintainability of the Petition.5. Mr. Anil Singh, the learned Additional Solicitor General argued as follows. The award being without jurisdiction and nullity, the writ petition is maintainable. Merely because the time limit under the Act of 1996 to challenge the award has lapsed, the jurisdiction of the High Court under article 226 and 227 of the Constitution of India to examine the correctness of the arbitral award is not taken away. The Arbitral Tribunal appointed its own surveyor and has not relied on the statutory inquiry under the Railways Act 1989. Evidence was not led nor the Arbitral Tribunal called for written notes circulated elaborating this contention. The Arbitral Tribunal has proceeded on presumption and there were errors in assessment of evidence. The Arbitral Tribunal has gone beyond the statutory investigation report. The Arbitral Tribunal has awarded interest not stated in the contract. For these reasons the award is nullity and without jurisdiction . The Petitioner is a public body and large sums of public funds are involved. A disciplinary inquiry is being initiated against those responsible for the delay. It cannot be that there is no remedy to the Petitioner. Reliance is placed on the on the decisions of Supreme Court in Punjab State Power Corporation Limited Vs. EMTA Coal Ltd., & Ors. (MANU/SCOR/38257/2020), State of Rajasthan & Ors. Vs. Ferro Concrete Construction Pvt. Ltd. & Ors. (MANU/SC/1067/2009), G. Ramegowda & Ors. Vs. Special Land Acquisition Officer, Bangalore (MANU/SC/0161/1988), and of this Court in Dowell Leasing and Finance Ltd. Vs. Radheshyam B. Khandelwal & Ors. (MANU/MH/0498/2007).6. Dr. Birendra Saraf, the learned Senior Advocate for the Respondent submitted as follows. The jurisdiction of the High Court under article 226 and 227 of the Constitution of India is not to be exercised to set aside an arbitral award. Even otherwise, there is no patent lack of jurisdiction in the Arbitral Tribunal. The arguments advanced are on the merits of the award. After the stipulated time limit, the arbitral Award cannot be questioned under the Act of 1996. The legislative policy of incorporating a bar of limitation cannot be defeated by exercising the writ jurisdiction. If writ petitions are entertained in this manner, every litigant would file a writ petition after being negligent in not approaching the Court in the stipulated time period. There is no special status accorded to the Petitioner- Union of India in the Act of 1996. If held otherwise, it will encourage the Government to ignore statutory time limits. The Petitioner is remediless because of its inaction. Reliance is placed on the decisions of the Supreme Court in: PAM Developments Pvt. Ltd. Vs. State of West Bengal (2019) 8 SCC 112); Union of India Vs. Popular Construction Co. 6; SBP & Co. Vs. Patel Engineering Ltd. & Anr.7 M/s. Deep Industries Limited 2 3 4 5 6 (2001) 8 SCC 470 7 (2005) 8 SCC 618 Vs. Oil and Natural Gas Corporation Ltd. & Anr. 87. Two main topics arise for consideration. First, the law on challenge to an arbitral award under Article 226 and 227 of the Constitution of India generally. Second, the law on the challenge to an arbitral award under article 226 and 227 of the Constitution of India after the limitation period under the Act is over.8. The Supreme Court in the case of M/s. Deep Industries Limited, considered the exercise of jurisdiction by the High Court under Article 227 of the Constitution of India in the context of the Act of 1996. This case arose from a contract between appellant therein and the respondent Oil and Natural Gas Corporation Limited. A sole arbitrator was appointed to decide disputes between the parties. After the claim petition was filed the appellant was black listed. An application was moved by the appellant to amend the petition and to challenge the order of black listing. The amendment was granted. The application under section 16 of the Act of 1996 was moved before the arbitrator stating that aspect of the black listing would be outside the arbitrator’s mandate. The application under Section 16 of the Act of 1996 was dismissed by the arbitrator. So also the application under Section 17 was also disposed of staying the order of black listing. The appeal against the order under Section 17 was rejected by the City Civil Court under Section 37 of the Act of 1996. An application was filed under Article 227 of the Constitution of India in the High Court 8 Civil Appeal No. 9106 of 2019. of Gujarat. A preliminary objection was raised that the petition under Article 227 should be dismissed at threshold. The High Court, however, without answering this question went into the merits and allowed the petition. Supreme Court noted that the matter arose before High Court from the order of the subordinate court. The Supreme Court observed that the statutory policy of the Act is set down for time limits disposal of the arbitral proceedings and Section 34 references. The court observed that this being the case, if petitions were to be filed under Articles 226 and 227 of the Constitution against orders passed in appeals under Section 37, the arbitral process would not concluded for many years. The Supreme court also commented on the plenary nature of Article 227 which remains untouched by the non-obstante clause of Section 5 of the Act. The Supreme Court however cautioned that the High Court would be extremely circumspect in interfering under Article 227 against judgments allowing or dismissing first appeals under Section 37 of the Act and ensure that interference is restricted to orders that are passed which are patently lacking in inherent jurisdiction. Having expounded the legislative policy thus, the appeal was allowed by the Supreme Court. In the case of Punjab State Power Corporation Pvt. Ltd., the applicant had directly challenged an order passed by the Arbitral Tribunal against under Section 16 of the Act of 1996 under Article 227 of the Constitution of India in the High Court. The Supreme Court observed that the reference in M/s. Deep Industries Ltd that Article 227 is a Constitutional provision does not mean that High Courts can indiscriminately exercise the power under Article 227 entertaining challenges to the judgments allowing or dismissing the appeals under Section 37 of the Act. Similar is the position the case of the decision of Division Bench of this Court in Dowell Leasing & Financing Ltd. Therefore these decisions do not assist the Petitioner. Petitioner has not challenged the order passed in appeal under Section 37 of the Act of 1996 by a Court subordinate to the High Court as was the case before the Supreme Court but is directly challenging the award by a Petition under Article 226 and 227 of the Constitution of India. The Supreme Court in SBP & Co. disapproved the stand adopted by some of the High Courts that any order passed by the arbitral tribunal can be corrected by the High Court under Article 226 or 227 of the Constitution. The decision in SBP & Co. is rendered by the bench of seven learned Judges and it lays down the position of law such an intervention by the High Courts is not permissible.9. The arguments of the Petitioner regarding an independent surveyor, statutory inquiry under the Railways Act 1989 and adequacy of evidence, errors in assessment of evidence, grant of interest; are on merits of the challenge to the Award. Contours of Section 34 of the Act of 1996 are now settled by various judicial pronouncements. The concept of inherent lack of jurisdiction and nullity of arbitral awards have acquired a distinct meaning such as non-existence of arbitration agreement and non-arbitrability of the disputes. It is not the Petitioners case that there was no arbitration agreement or that the dispute was not arbitrable. Therefore the contention that arbitral Award itself was nullity and the Arbitral tribunal lacked inherent jurisdiction, cannot be accepted, even assuming this aspect can be gone into.10. The Petitioner, having not applied under Section 34 of the Act in time, is seeking to challenge the award by filing a writ petition under Article 226 and 227 of the Constitution of India. Second issue therefore is whether the challenge to an Arbitral Award under article 226 and 227 of the Constitution of India could be entertained after the limitation period under the Act is over.11. The Act of 1996 is a self-contained machinery for dispute resolution. It lays down a simplified procedure. The arbitrator is appointed by consensus, if not, by the Court. The remedies for challenging the award under the Act 1996 are not limitless. Categories of challenge are limited. They are enumerated in Section 34 (2) of the Act. The legislative intent of speedy disposal of arbitral proceeding is woven through the entire scheme of the Act. A time limit is stipulated under Section 34 (3) of the Act. An application for setting aside may not be made after three months have elapsed from the date on which the party making that application had received the arbitral award or, had a request been made under section 33, from the date on which that request had been disposed of by the arbitral tribunal. The Court may entertain the application within thirty days, if it is satisfied that the applicant was prevented by sufficient cause from making the application within the said period of three months it, butnot thereafter.12. Whether the Court could extend the period under section 34 (3) of the Act by recourse to Section 5 of the Limitation Act, 1963 was considered the Supreme Court in the case of Union of India Vs. Popular Construction Co. (2001) 8 SCC 470).The Supreme Court observed that the words 'but not thereafter' used in the proviso section 34 (3) are crucial which bar the application of Section 5 of the Limitation Act. Supreme Court laid down the law that Court cannot entertain an application to set aside the Award beyond the extended period under the proviso.13. Thus, had the Petitioner filed this petition as an application under Section 34 of the Act of 1996, admittedly it would have been beyond the permissible period and the Court under the Act would be powerless to entertain it. The Petitioner however contends that the powers of the High Court are not fettered by the limitation section 34 (3) of the Act and the High Court is not powerless to grant relief under its writ jurisdiction.14. The question therefore is whether the High Court can exercise powers under article 226 and 227 of the Constitution of India overriding the time limit placed on the challenge to arbitral awards under the Act of 1996. An identical question arose before the Supreme Court in the case of Assistant Commissioner (CT) LTU, Kakinada & Ors. Vs. M/s. Glaxo Smith Kline Consumer Health Care Ltd. (Civil Appeal No.2431 of 2020, dated 6 May 2020)under the Andhra Pradesh Value Added Tax Act, 2005 Act as to whether the High Court in exercise of its writ jurisdiction could entertain the challenge because statutory remedy of appeal against the order stood foreclosed by law of limitation. Here, the respondent, a trader, filed an appeal against the order passed by the Commissioner of Commercial Taxes which was dismissed as barred by limitation by the Appellate Authority because of expiry of the maximum limitation period of 60 days prescribed under the Andhra Pradesh Value Added Tax Act, 2005 Act. The respondent filed a writ petition to challenge the assessment order. The writ petition was entertained by the High Court and the order passed by the Assistant Commissioner was quashed and set aside. The Revenue filed appeal in the Supreme Court contending that once the respondent failed to avail statutory remedy within time, the High Court ought not have entertained the writ petition. The respondent urged that the High Court had ample power to grant relief under Article 226 of the Constitution of India. The Supreme Court rejected the contention and laid down the following position of law. The powers of the High Court under Article 226 of the Constitution are no doubt wide, but not wider than the powers under Article 142 of the Constitution. There is a distinction between the powers of the High Court under Article 226 and of the power of the Supreme Court under Article 142 of the Constitution of India to do complete justice between the parties. If the Supreme Court may not issue certain directions in exercise of powers under Article 142 of the Constitution, it cannot be that the High Court can take a different approach under Article 226 of the Constitution. The High Court cannot not disregard the statutory period. The High Court should not issue a writ inconsistent with the legislative intent. Doing so would frustrate the legislative scheme and intention behind the statutory provisions. The law laid down Assistant Commissioner (CT) LTU, Kakinada squarely applies to the present case. If the legislative intent is to close the challenge to an arbitral Award after a particular period of time, then it must be adhered to. Therefore this writ petition filed under Article 226 and 227 of the Constitution of India challenging arbitral award after the stipulated time limit under the section 34 of the Act is over, cannot be entertained.15. There is no merit in the submission of the Petitioner that it is rendered remediless which contrary to the Rule of Law. There is a distinction between nonexistence of remedies in law and not availing the remedy within limitation period. The Petitioner falls in the second category. Petitioner is remediless by its own conduct.16. Assuming that reasons for delay could be looked into, no cogent explanation is given as to why the Petitioner could not approach the Court under Section 34 during the time limit permissible under the Act. The averments in paragraph No.8 of the petition only narrate movement of the file from one department to another. It is stated that competent authority has already directed to initiate disciplinary action against the erring officer for delay. Two stands are taken, that the department was clueless as to the legal remedy and there was an administrative delay. None of the reasons are cogent to merit any special consideration.17. Petitioner contends that a public body merits a different approach in the matters of delay. Petitioner places reliance on the observations by the Supreme Court in the case of G.Ramegowda & Ors. where the Supreme Court has laid down the reasons why public bodies need different consideration in the m

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atters of delay condonation. This decision will not assist the Petitioner. This case arose from condonation of delay in a first appeal arising from Land Acquisition Act .The Supreme Court had made the observations in the context of Section 5 of the Limitation Act 1963 which is not applicable to the proceedings under section 34 of the Act of 1996. The decision of the Supreme court in the case of Pam Developers Pvt. Ltd relied upon by the Respondent is on the issue. A question arose before the Supreme Court in this case whether there can be an unconditional stay in the application filed by Government under the amended Section 36(3) of the Act of 1996 in proceeding under Section 34 of the Act of 1996. The State Government argued that it must be treated differently because the Civil Procedure Code 1908 exempts the State Government from furnishing security and making deposit of decretal amount. Special status of the State Government was asserted. The Supreme Court rejected the contention. Court observed that this concept of special status, a relic of colonial era, had no relevance in the scheme of the Arbitration Act. The Arbitration Act is a special Act which provides for quick resolution of disputes between the parties. Section 18 of the Act clarifies that the parties shall be treated with equality. Section 36 of the Arbitration Act also does not provide for any special treatment to the Government while dealing with grant of stay in an application under proceedings of Section 34 of the Arbitration Act. Thus it is laid down that under the scheme of the Arbitration Act, no distinction is made nor any differential treatment is to be given to the Government.18. In view of the above discussion, we conclude that the Writ Petition cannot be entertained.19. Writ petition is rejected. No costs.
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