SERGI TRANSFORMER EXPLOSION PREVENTION TECHNOLOGIES PVT. LTD. AND ORS. Vs. CTR MANUFACTURING INDUSTRIES LTD. AND ORS.
LAWS(SC)-2016-1-142
SUPREME COURT OF INDIA (FROM: BOMBAY)
Decided on January 13,2016

Sergi Transformer Explosion Prevention Technologies Pvt. Ltd. And Ors. Appellant
VERSUS
Ctr Manufacturing Industries Ltd. And Ors. Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) This appeal arises out of an order, dated 30.10.2012 passed by the High Court of Judicature at Bombay whereby the High Court has while allowing an application under Section 340 of the Criminal Procedure Code (for short, "the Cr.P.C.") directed the filing of a criminal complaint against the appellants for their prosecution for offences mentioned in Section 195 (1)(b) Cr.P.C.
(3.) The controversy arises in the following backdrop : The respondent CTR Manufacturing Industries Ltd. filed an injunction suit before the District Court, Thane against Appellant No. 1-herein. By an ex parte ad interim order passed by the Trial Court in the said suit, appellant No. 1 herein was restrained from selling its products to Delhi Transco Ltd. (for short, "the DTL") under a specified tender notice issued by the latter. A second and further injunction order was passed by the said Court on 09.12.2010 by which the appellant No.1-herein was restrained from taking any steps towards complying with the purchase order, dated 01.12.2010 issued by the DTL in its favour.;


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