BOARD OF TRUSTEES OF THE PORT OF KOLKATA Vs. LOUIS DREYFUS ARMATURES SAS
LAWS(CAL)-2014-9-69
HIGH COURT OF CALCUTTA
Decided on September 29,2014

Board Of Trustees Of The Port Of Kolkata Appellant
VERSUS
Louis Dreyfus Armatures Sas Respondents


Referred Judgements :-

CITY OF LONDON VS. SANCHETI [REFERRED TO]
L.M. INTERNATIONAL VS. SLEEPING INDUSTRIES COMPANY LIMITED AND ANR [REFERRED TO]
GHANSHYAM DAS BEHTI VS. JAMUNA TRANSPORT [REFERRED TO]
CHATTERJEE PETROCHEMICALS VS. HALDIA PETROCHEMICALS [REFERRED TO]
CHATTERJEE PETROCHEM (MAURITIOUS) CO. AND ANR. VS. HALDIA PETROCHEMICALS AND ORS. [REFERRED TO]
BHATIA INTERNATIONAL VS. BULK TRADING S A [REFERRED TO]
S B P AND CO VS. PATEL ENGINEERING LTD [REFERRED TO]
VENTURE GLOBAL ENGINEERING VS. SATYAM COMPUTER SERVICES LTD [REFERRED TO]
NICCO CORP LTD VS. PRYSMIAN CAVIE SISTEMI ENERGIA S R L [REFERRED TO]
FUERST DAY LAWSON LTD VS. JINDAL EXPORTS LTD [REFERRED TO]
YOGRAJ INFRASTRUCTURE LTD VS. SSANG YONG ENGINEERING AND CONSTRUCTION CO LTD [REFERRED TO]
BHAGWANDAS AUTO FINANCE LTD VS. CITICORP FINANCE INDIA LIMITED [REFERRED TO]
BHARAT ALUMINIUM CO VS. KAISER ALUMINIUM TECHNICAL SERVICE [REFERRED TO]
CHLORO CONTROLS (I) P. LTD VS. SEVERN TRENT WATER PURIFICATION INC [REFERRED TO]
ENERCON (INDIA) LTD. VS. ENERCON GMBH [REFERRED TO]
SWISS TIMING LIMITED VS. ORGANISING COMMITTEE, COMMONWEALTH GAMES 2010, DELHI [REFERRED TO]


JUDGEMENT

Soumen Sen, J. - (1.)THE initiation of proceeding under the arbitration rules of the United Nations Commission on International Trade Law, 1976 by a French National being the respondent No. 1 on the basis of a Bilateral Treaty Agreement (hereinafter referred to as BIT) between the Government of India and the Government of France on the Reciprocal Promotion and protection of investments 1997 is the subject matter of challenge in this proceeding. Mr. Sudipto Sarkar the learned Senior Counsel appearing with Mr. Jishnu Chaudhury the Senior Advocate on behalf of the respondent No. 1 submits invited this Court to decide the matter without affidavit since it is contended that it is purely a jurisdictional issue for which no affidavit as such is required.
(2.)THIS is an application for injunction restraining the respondent No. 1 from taking further steps on the basis of a notification of claim dated 11th November, 2013 and the notices of arbitration dated 17th April, 2014 and 19th May, 2014 respectively.
The plaintiff/petitioner essentially seeks restrain order upon the respondent No. 1 to proceed with the arbitration proceeding in terms of the aforesaid notices.

(3.)THE arbitration reference has been made by one Louis Dreyfus Armatures SAS (hereinafter referred to as LDA) respondent No. 1 against the Government of India.
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