SHELLEX ENTERPRISES Vs. UNION OF INDIA
LAWS(DLH)-2007-5-115
HIGH COURT OF DELHI
Decided on May 03,2007

SHELLEX ENTERPRISES Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

SANJAY KISHAN KAUL, J. - (1.) The plaintiffs have filed the present suit against the defendants for the recovery of a sum of Rs. 27,01,213.51/- on account of goods stated to have been supplied to the defendants and incidental expenses.
(2.) Plaintiff no. 1 is stated to be a partnership firm of which plaintiffs 2-5 are stated to be partners. It is averred that by a letter number SC/4/87 dated 05.06.1987 (Exhibit P 1), the plaintiffs submitted quotations for the supply of furniture to the Navodya Vidyalaya to the defendants.
(3.) The plaintiffs claim that the defendants by their letter no. F.2178/NV/87 dated 02.07.1987(Ex. P 2) sought acceptance by the plaintiff of the terms and conditions mentioned in the letter. The terms and conditions are stated to have been accepted on behalf of plaintiff no. 1 vide a letter dated 05.07.1987 (Ex. P 3). The plaint also details the correspondence between the plaintiffs and the defendants. The plaintiffs claim to have supplied the goods as directed by the defendants to the various centres on various dates during the period 07.03.1988 to 10.06.1988.;


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