DEEPAK CHANDRAKANT JHAVERI Vs. JOHNSON DYE WORKS PVT. LTD.
LAWS(SC)-2020-3-15
SUPREME COURT OF INDIA
Decided on March 03,2020

Deepak Chandrakant Jhaveri Appellant
VERSUS
Johnson Dye Works Pvt. Ltd. Respondents

JUDGEMENT

MOHAN M.SHANTANAGOUDAR,J. - (1.)This application has been filed by M/S. New Era Fabrics Ltd. (hereinafter 'Applicant') under Section 340 read with Section 195(1)(b) of the Criminal Procedure Code (hereinafter 'CrPC') seeking institution of criminal proceedings against Nikhilesh Keshrichand Jhaveri (hereinafter 'Respondent No. 3') in Civil Appeal No. 6344/2017 (reconverted to S.L.P. (Civil) No. 12501 of 2017) for giving false evidence.
(2.)The brief facts of the case are as follows:
2.1 Twelve members of the Jhaveri family, including the petitioners herein and Respondent Nos. 3-5, claim to be the lessors of suit premises being C.S. No. 560 and 561, final Plot No. 268, T.P.S. III of Mahim Division, Ward No. 6/North 5546 (1- 1A) situated at Mogul Lane, Tulsi Pipe Road, known as Senapati Bapat Marg, Mahim, Mumbai-400016. The Applicant is a monthly tenant of the suit premises. The tenancy of the Applicant was terminated by notice dated 11.2.2009, and subsequently, in March 2009, the aforesaid twelve members of the Jhaveri family filed a suit (hereinafter '1 st suit') before the Court of Small Causes, Mumbai for possession and injunction against Johnson Dye Works Pvt. Ltd. (hereinafter 'Respondent No. 1'), the Applicant, and some other parties. In August 2010, Respondent No. 1 also filed an eviction suit (hereinafter '2 nd suit') before the Court of Small Causes, Mumbai against members of the Jhaveri family, including the aforesaid twelve members, contending that they were merely sub-lessees, and that Respondent No. 1 had become the owner of the property as it had purchased the suit property from the original owners.

2.2 On 12.08.2016, the petitioners herein, being six members of the Jhaveri family, filed an application under Section 24 of the Code of Civil Procedure (hereinafter 'CPC') before the High Court of Bombay, seeking clubbing together of the aforesaid suits so that they could be heard together.

2.3 This application seeking clubbing together of suits was opposed by Respondent Nos. 3-5 vide reply dated 22.12.2016 on the ground that the petitioners were acting in collusion with a third party, namely, Gnani Investment Pvt. Ltd. to render the 1st suit infructuous. In this reply, Respondent Nos.3-5 pointed out that this Court, vide order dated 22.07.2016 in SLP (Civil) No. 10337/2013, had directed that the trial in the 1st suit had to be concluded by 27.01.2017. It was submitted that significant progress had been made in the trial of the 1st suit, whereas even issues had not been framed in the 2nd suit.

2.4 Vide order dated 23.12.2016, the High Court of Bombay dismissed the application filed by the petitioners, accepting the submissions made by Respondent Nos. 3-5. It was against this order that Special Leave Petition (Civil) No. 12501/2017 came to be filed by the petitioners.

2.5 Vide order dated 04.05.2017, this Court granted the relief of clubbing the suits together. The relief was granted without notice being issued to Respondent Nos.3-5, as this Court was of the opinion that issuing notice to them would merely delay the matter. However, Respondent Nos.3-5 were given the liberty to approach this Court if they had any objections to the order.

2.6 Utilising the liberty granted to him, Respondent No.3 filed M.A. No. 782 of 2017, seeking modification of the order dated 04.05.2017 and de-tagging of the two suits. In the said application, Respondent No.3 stated that while the preliminary issue of jurisdiction had already been decided by the Court of Small Causes in the 1st suit, even issues had not been framed in the 2nd suit, and that therefore, the two suits should not have been tagged.

2.7 The Applicant in its reply to M.A. No. 782 of 2017 contended that both the suits were at similar stages, as the only difference was that the preliminary issue of jurisdiction had been decided by the Court of Small Causes in the 1 st suit, and that even this issue was pending consideration before this Court. Significantly, it was contended that issues had been framed by the Court of Small Causes in the 2 nd suit also.

2.8 In his rejoinder, Respondent No.3 admitted that due to an oversight, it had erroneously stated that issues had not been framed in the 2nd suit. Further, Respondent No. 3 tendered an unconditional apology for this oversight, and sought to provide an explanation as to why the oversight had taken place.

2.9 On 12.01.2018, this Court allowed M.A. No. 782 of 2017, recalled the order dated 04.05.2017, and restored SLP (Civil) No. 12501/2017 to its original file. Thereafter, this Court heard the matter afresh, and dismissed SLP (Civil) No. 12501/2017.

2.10 On 07.08.2018, the Applicant filed the present application under Section 340 of the CrPC, claiming that Respondent No. 3 had made incorrect statements in M.A. No. 782 of 2017 regarding the stages of the two suits with the intent of misleading this Court in order to get a favourable order.

(3.)Heard learned senior counsel Shri Vikas Singh appearing on behalf of the Applicant, and learned senior counsel Shri Amit Sibal appearing on behalf of Respondent No.3.
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