TATA CAPITAL FINANCIAL SERVICE LTD Vs. TAHSILDAR, TULJAPUR
LAWS(BOM)-2020-12-256
HIGH COURT OF BOMBAY
Decided on December 15,2020

Tata Capital Financial Service Ltd Appellant
VERSUS
Tahsildar, Tuljapur Respondents

JUDGEMENT

- (1.) Heard through video conferencing.
(2.) This order will dispose of Commercial Arbitration Petition No. 399 of 2020 and Commercial Arbitration Petition (L) No. 106 of 2020. I will also make an order disposing of a third-party Interim Application No. 2377 of 2020 fled by Havmor Ice Creams Pvt Ltd.
(3.) The 1st Respondent is a private limited company that is now facing proceedings under the Insolvency and Bankruptcy Code. Consequently, Mr Cama presses his relief today only against Respondents Nos. 2 and 3, individuals who are not only directors of Respondent No. 1 but are also sued in their capacity as guarantors for the repayment of a debt to which I will presently refer.;


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