OCEANIC DEHYDRATES PVT LTD Vs. UNION OF INDIA
LAWS(DLH)-2007-3-108
HIGH COURT OF DELHI
Decided on March 16,2007

OCEANIC DEHYDRATES PVT. LTD. Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

SANJAY KISHAN KAUL, J. - (1.) IA No.6295/2004 (Objections on behalf of the Petitioner) IA No.6296/2004 (Objections on behalf of the Respondent) The petitioner was awarded a contract for supply of de-hydrated onion of various quantities on 06.11.1982. The delivery of goods was made. There is no dispute about the quality of goods or the payment to be made under the present contract. Respondent no.1, however, detained the payments against other contracts. The balance amount has been subsequently released to the petitioner, but the amounts have been detained as security against what is alleged to be due from the petitioner to respondent no.1 under different contracts.
(2.) The aforesaid dispute was referred to arbitration and the sole arbitrator Sh. K.D.Singh has made and published his award dated 30.07.1993. Apparently the disputes relating to the other two contracts in respect of which the amounts had been detained were also referred to Sh. K.D.Singh. The other two awards have also been made and published on the said date. The objections against those awards are stated to be still pending before the competent court.
(3.) A perusal of the award shows what the Sole Arbitrator Sh. Singh has awarded is the balance amount after taking into consideration the other two awards rendered by him.;


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