HINDUSTAN CONSTRUCTION COMPANY LTD. Vs. NHPC LTD.AND ANOTHER
LAWS(SC)-2020-3-82
SUPREME COURT OF INDIA
Decided on March 04,2020

Hindustan Construction Company Ltd. Appellant
VERSUS
Nhpc Ltd.And Another Respondents


Referred Judgements :-

BHARAT ALUMINIUM CO VS. KAISER ALUMINIUM TECHNICAL SERVICE [REFERRED TO]





JUDGEMENT

R.F.NARIMAN, J. - (1.)Leave granted.
(2.)We have heard learned counsel appearing for the parties.
(3.)By an order dated 14.11.2019 passed by the learned Additional District Judge-cum-Presiding Judge, Special Commercial Court at Gurugram in Arbitration Case No. 252 of 2018, the learned Judge on construing the arbitration clause in the agreement between the parties arrived at the finding that the seat of arbitration was at New Delhi. Yet, by virtue of Bharat Aluminium Company and Ors. vs. Kaiser Aluminium Technical Services, Inc. and Ors., (2012) 9 SCC 552 since both Delhi as well as the Faridabad Courts would have jurisdiction as the contract was executed between the parties at Faridabad, and part of the cause of action arose there, and since the Faridabad Court was invoked first on the facts of this case, Section 42 of the Arbitration Act would kick in as a result of which the Faridabad Court would have jurisdiction to decide all other applications.
;


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