UNITY INFRAPROJECTS LIMITED Vs. L & T FINANCE LIMITED
LAWS(BOM)-2016-2-169
HIGH COURT OF BOMBAY
Decided on February 04,2016

Unity Infraprojects Limited Appellant
VERSUS
L And T Finance Limited Respondents

JUDGEMENT

- (1.) Appellant is challenging the order dated 1/12/2015 passed by the learned Single Judge. By the said order, the learned Single Judge was pleased to grant conditional leave to the appellant to defend in the summary suits filed by the respondent/plaintiff. The learned Single Judge was pleased to pass a common order in three summonses for judgment which were taken out by the respondent/ plaintiff in three summary suits for recovery of the amount claimed in each of these suits.
(2.) Brief facts which are relevant for the purpose of deciding these appeals are as under:-
(3.) One M/ s. Rentworks India Private Limited ("RIPL") entered into Master Rental Agreement ("MRA") dated 5/11/2007 with the appellant/defendant. By virtue of the said agreement, the said company leased out assets which were referred to in the schedule annexed to the said agreement to the defendant. Under the said agreement, defendant agreed to pay lease rentals of Rs. 9,43,65,000/- in Summary Suit No. 476 of 2014, lease rentals of Rs. 28,56,64,147/- in Summary Suit No. 489 of 2014 and lease rentals of Rs. 12,84,31,872/- in Summary Suit No. 488 of 2014 to the said RIPL in 20 quarterly lease rentals in the first suit and 12 quarterly lease rentals in the second and third suit.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.