JSC ISPAT PVT LTD & ORS Vs. HDB FINANCIAL SERVICES LTD
LAWS(BOM)-2018-3-276
HIGH COURT OF BOMBAY
Decided on March 06,2018

Jsc Ispat Pvt Ltd And Ors Appellant
VERSUS
Hdb Financial Services Ltd Respondents

JUDGEMENT

Naresh H. Patil, J. - (1.) This appeal is directed against the order passed by the learned Single Judge of this Court dated 4th January, 2018 dismissing the Notice of Motion (l)No.2556/2015 seeking condonation of delay in filing the arbitration petition.
(2.) The petition under Section 34 of the Arbitration and Conciliation Act, 1996 (hereinafter referred to as 'Arbitration Act' for short) was filed praying for setting aside the Award passed on 28th August, 2014. There was delay in filing the said petition. Therefore, a Notice of Motion was filed by the appellants herein for condonation of delay in filing the arbitration petition.
(3.) On behalf of the petitioners in arbitration petition, Mr. Deepak Bansal filed affidavit before the learned Single Judge. It was contended by the petitioner in the affidavit that the Sole Arbitrator passed Award on 28th August, 2014. The petitioners received Notice of Execution Proceedings filed by the respondents before the Faridabad Court on 16th January, 2015. At that point of time the petitioners came to know about passing of such an Award. They tried to contact their Advocate but were unable to contact. Thereafter, they applied for certified copy of award before the Faridabad Court on 13th May, 2015 which was supplied to them on 14th May, 2015.;


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