SIEL LTD. Vs. COSCO SALES AND SERVICES LTD.
LAWS(DLH)-2007-1-220
HIGH COURT OF DELHI
Decided on January 22,2007

SIEL LTD. Appellant
VERSUS
Cosco Sales And Services Ltd. Respondents

JUDGEMENT

Anil Kumar, J. - (1.) THIS is a petition under Section 433(e) and (f) of the Companies Act, 1956 for winding up of the respondent company, Cosco Sales and Services Ltd.
(2.) THE contention of the petitioner is that the petitioner is registered under the Companies Act, 1956 having its registered office at 15, Shivaji Marg, New Delhi -110015. The respondent is also a company duly registered under the Companies Act, 1956 having its registered office at New Delhi within the jurisdiction of this Court. The petitioner company contended that at all relevant times it owned the industrial units, Siel Foods and Fertilizer Industries and Siel Chemical Complex. The company was manufacturing, selling supplying various Chemicals such as caustic soda etc. and the respondent was appointed as an authorized dealer.
(3.) THE respondent was placing orders for purchase of various Chemicals as per respondent's requirement and purchasing goods under the name and style of Cosco Sales and Services Pvt. Ltd. The respondent company has its principle business at 301, AVG Bhawan, M -3, Connaught Circus, Middle Circle, New Delhi. The name of the respondent company, according to the petitioner was changed to Cosco Sales and Services Ltd. in 1993 -1994.;


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