A L SUDERSHAN CONSTRUCTION COMPANY LIMITED Vs. GE CAPITAL TRANSPORTATION FINANCIAL SERVICES LIMITED
LAWS(DLH)-2007-10-285
HIGH COURT OF DELHI
Decided on October 30,2007

A.L.SUDERSHAN CONSTRUCTION COMPANY LIMITED Appellant
VERSUS
GE CAPITAL TRANSPORTATION FINANCIAL SERVICES LIMITED Respondents

JUDGEMENT

- (1.) THE notice of the petition was sent to the respondent. The notice was served at the Delhi address of the respondent, however, no one is present on behalf of respondent. The matter was passed over, however, no one has appeared even after the pass over and consequently the respondent is proceeded ex parte. No reply has been filed by the petitioner refuting the allegations made by the petitioner and in the circumstances the averments and pleas raised by the petitioner remain unrebutted.
(2.) THIS is a petition under Section 11 (6) of Arbitration and Conciliation act, 1996 for appointment of an Arbitrator in terms of arbitration agreement between the parties.
(3.) THE petitioner contended that it is a construction company engaged in the business of road construction. Mr. A. L. Sudershan is stated to be the Director of the company authorized to institute the proceedings on behalf of petitioner company.;


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