RAGHAVENDRA S PRASAD Vs. CHALET SERVICES PRIVATE LIMITED, BANGALORE
LAWS(APH)-2019-3-51
HIGH COURT OF ANDHRA PRADESH
Decided on March 13,2019

Raghavendra S Prasad Appellant
VERSUS
Chalet Services Private Limited, Bangalore Respondents

JUDGEMENT

Sanjay Kumar, J. - (1.)Dr.Raghavendra S. Prasad, Hyderabad, filed this application under Section 11(6) of the Arbitration and Conciliation Act, 1996 (for brevity, 'the Act of 1996'), seeking appointment of a sole Arbitrator to adjudicate his claim for a sum of Rs.63,52,114/-, along with interest thereon, raised against Chalet Services Private Limited, Bangalore, the respondent herein.
(2.)Notice having been ordered upon the application, Sri M.Prahastha, learned counsel, entered appearance for the respondent company and filed a counter-affidavit.
(3.)The applicant states that he is the absolute owner and possessor of the stilt + 3 floored building in Plot No.854-L, Block II, new Survey No.120 (old Survey No.403/A) of Shaikpet Village and Survey No.102/1 of Hakimpet Village, forming part of the layout of Jubilee Hills Co-operative House Building Society Limited, Hyderabad. He entered into a Management Contract on 02.11.2012 with the respondent company for setting up corporate service apartments in the said building. Disputes having arisen between the parties, the applicant took recourse to Clause 14 of the Management Contract which provided for resolution of disputes, failing an amicable settlement, by arbitration and addressed legal notice dated 21.07.2016 to the respondent company, nominating an Arbitrator and calling upon the respondent company to give its concurrence to his appointment. Having received no response from the respondent company, the applicant invoked Section 11(6) of the Act of 1996.
;


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