INDIAN OIL CORPORATION LIMITED Vs. AMRITSAR GAS SERVICE
LAWS(SC)-1990-11-63
SUPREME COURT OF INDIA (FROM: PUNJAB & HARYANA)
Decided on November 19,1990

INDIAN OIL CORPORATION LIMITED Appellant
VERSUS
AMRITSAR GAS SERVICE Respondents





Cited Judgements :-

NILOUFER SIDDIQUI VS. INDIAN OIL CORPORATION LTD [LAWS(PAT)-2007-7-45] [REFERRED TO]
SAI NATH ENTERPRISES AND ORS. VS. NORTH DELHI MUNICIPAL CORPORATION AND ORS. [LAWS(DLH)-2016-2-266] [REFERRED TO]
INDIA HOUSEHOLD AND HEALTH CARE LTD VS. L G HOUSEHOLD AND HEALTH CARE LTD [LAWS(MAD)-2005-4-73] [REFERRED TO]
BQR SYSTEMS INDIA PRIVATE LTD VS. UNION OF INDIA [LAWS(DLH)-2011-12-226] [REFERRED TO]
LUV PETROLEUM VS. HINDUSTAN PETROLEUM CORPORATION LIMITED [LAWS(GJH)-2015-8-180] [REFERRED]
PANCHKUIAN ROAD REFUGEE VYAPAR SANGH VS. DELHI METRO RAIL CORPORATION [LAWS(DLH)-2006-6-8] [RELIED ON]
ZOSTEL HOSPITALITY PRIVATE LIMITED VS. ORAVEL STAYS PRIVATE LIMITEDAND ANOTHER [LAWS(DLH)-2022-2-227] [REFERRED TO]
OVERNITE EXPRESS LIMITED VS. DELHI METRO RAIL CORPORATION [LAWS(DLH)-2020-6-56] [REFERRED TO]
BEOWORLD PVT. LTD VS. BANG & OLUFSEN EXPANSION [LAWS(DLH)-2020-7-127] [REFERRED TO]
ARVIND MEDICARE PRIVATE LIMITED VS. NEERU MEHRA [LAWS(DLH)-2021-5-87] [REFERRED TO]
GLORY JEEVA RITA VS. EXECUTIVE DIRECTOR BHARAT PETROLEUM CORPORATION MUMBAI [LAWS(MAD)-2008-2-379] [REFERRED TO]
TEHRI HYDRO DEV. CORPN. LTD VS. JAI PRAKASH ASSO. LTD [LAWS(SC)-2012-9-70] [REFERRED TO]
NOBLE RESOURCES LTD VS. STATE OF ORISSA [LAWS(SC)-2006-9-68] [REFERRED TO]
JOHNSON AND JOHNSON LTD. VS. SHREEM ENTERPRAISES [LAWS(MAD)-2014-12-59] [REFERRED TO]
JAIPUR METALS AND ELECTRICALS LIMITED VS. JAIN INDUSTRIES [LAWS(P&H)-1993-10-63] [REFERRED TO]
APM TERMINALS B V VS. UNION OF INDIA [LAWS(BOM)-2010-3-160] [REFERRED TO]
CHAURANGI BUILDERS & DEVELOPERS PVT LTD VS. MAHARASHTRA AIRPORT DEVELOPMENT COMPANY LTD [LAWS(BOM)-2013-11-177] [REFERRED TO]
MINISTRY OF ROAD TRANSPORT AND HIGHWAYS GOVERNMENT OF INDIA VS. DSC VENTURES PVT LTD [LAWS(DLH)-2015-3-4] [REFERRED TO]
GOPAL DASS VS. SONU [LAWS(P&H)-2009-10-2] [REFERRED TO]
SENIOR DIVISIONAL MECHANICAL ENGINEER, SOUTHERN RAILWAY VS. PREMIER GARMENTS PROCESSING [LAWS(MAD)-2019-3-205] [REFERRED TO]
A. MURUGAN VS. RAINBOW FOUNDATION LTD [LAWS(MAD)-2019-11-1030] [REFERRED TO]
JOSEPH VILANGADAN VS. FERTILIZERS AND CHEMICALS TRAVANCORE LIMITED [LAWS(KER)-1997-11-41] [REFERRED]
STATE OF H P VS. INDERJEET SINGH AVTAR SINGH [LAWS(HPH)-2010-1-29] [REFERRED TO]
THE DHULIA MOTORS OWNERS COOPERATIVE CONSUMERS STORES LIMITED VS. KISHOR MOHANLAL BAFNA AND ORS. [LAWS(BOM)-2016-3-97] [REFERRED TO]
BHARAT HEAVY ELECTRICALS LIMITED VS. BST ENGINEERING SERVICES [LAWS(DLH)-1994-9-60] [REFERRED]
GOYAL MG GASES LIMITED VS. GRIESHEIM GMBH [LAWS(DLH)-1998-9-93] [REFERRED]
KEI INDUSTRIES LIMITED VS. DELHI VIDYUT BOARD [LAWS(DLH)-2000-8-55] [REFERRED]
CHAUDHARY FILLING POINT,KAZIPUR THRU ITS PROP. VS. STATE OF U.P. THRU PRIN.SECY.FOOD AND CIVIL SUPPLIES [LAWS(ALL)-2019-1-185] [REFERRED TO]
S A BUILDERS LTD VS. MEGHALAYA TOURISM DEVELOPMENT CORPORATION LTD [LAWS(GAU)-1998-11-15] [REFERRED TO]
STAR INDIA LTD VS. ARUP BORAH [LAWS(GAU)-2002-12-12] [REFERRED TO]
A I A ENTERPRISE VS. GUWAHATI METROPOLITAN DEVELOPMENT AUTHORITY [LAWS(GAU)-2004-1-40] [REFERRED TO]
M/S. GOVIND SARAF KISAN SEVA KENDRA VS. INDIAN OIL CORPORATION LTD. [LAWS(MPH)-2016-12-104] [REFERRED TO]
INDIAN OIL CORPORATION LTD. VS. AGRAWAL AGRO AUTO SERVICE [LAWS(MPH)-2016-4-18] [REFERRED TO]
INDIAN CHARGE CHROME LTD VS. TATA IRON AND STEEL CO LTD [LAWS(CAL)-1995-1-14] [REFERRED TO]
BHANJA MINERALS PVT LTD VS. BIHAR SPONGE IRON LTD [LAWS(ORI)-2006-10-4] [REFERRED TO]
BHARTI AIRTEL LIMITED VS. UNION OF INDIA [LAWS(KER)-2018-3-366] [REFERRED TO]
BAKSHI SPEEDWAYS VS. HINDUSTAN PETROLEUM CORPORATION [LAWS(DLH)-2009-8-23] [REFERRED TO]
HEERA MIDHA AND ORS VS. INDIAN TOURISM DEVELOPMENT CORPORATION; I T D C [LAWS(DLH)-2008-7-456] [RELIED ON]
LIBRABUS SERVICE P LTD VS. D T C [LAWS(DLH)-2006-4-113] [REFERRED TO]
LIBRA BUSSERVICE P LTD VS. D T C [LAWS(DLH)-2006-5-18] [REFERRED TO]
GANAPATI TECHNOLOGY SERVICES P LTD VS. STATE FISHERIES DEVELOPMENT CORPORATION LTD [LAWS(CAL)-2021-2-11] [REFERRED TO]
A P KEROSENE WHOLESALE DEALERS FEDERATION VS. COMMISSIONER OF CIVIL SUPPLIES GOVERNMENT OF ANDHRA PRADESH HYDERABAD [LAWS(APH)-2003-3-7] [REFERRED TO]
SAIBABA AGENCY VS. HINDUSTAN PETROLEUM CORPORATION LTD [LAWS(APH)-2012-4-88] [REFERRED TO]
PIPAVAV ENERGY PVT LTDLTD VS. MADHAVI PROCON PVT LTD [LAWS(DLH)-2018-12-299] [REFERRED TO]
PRET STUDY BY JANAK FASHION PVT LTD VS. NAMRATA GOYAL [LAWS(DLH)-2019-2-180] [REFERRED TO]
STEEL AUTHORITY OF INDIA LTD VS. NOBLE CHARTERING INC [LAWS(DLH)-2019-2-372] [REFERRED TO]
TECNIMONT ICB PVT LTD VS. AFCONS INFRASTRUCTURE LTD [LAWS(GJH)-2013-8-63] [REFERRED TO]
AGARWAL BROTHERS VS. INDIAN OIL CORP. LTD. [LAWS(ALL)-2019-11-298] [REFERRED TO]
BHARAT PETROLEUM CORPORATION LTD VS. RAJESH SHARMA [LAWS(ALL)-2015-2-108] [REFERRED TO]
SAINIK KRISHAK SEWA KENDRA VS. INDIAN OIL CORPORATION LTD & ANOTHER [LAWS(ALL)-2016-9-32] [REFERRED]
PIONEER PUBLICITY CORPORATION VS. DELHI TRANSPORT CORPORATION [LAWS(DLH)-2003-2-58] [REFERRED]
VIVEK JAIN VS. UNION OF INDIA [LAWS(DLH)-1995-11-36] [REFERRED]
NARENDRA HIRAWAT VS. SHOLAY MEDIA ENTERTAINMENT [LAWS(BOM)-2020-3-437] [REFERRED TO]
GURU KRIPA VS. HINDUSTAN PETROLEUM CORPORATION LTD [LAWS(RAJ)-2011-3-12] [REFERRED TO]
ADANI POWER (MUNDRA) LTD VS. GUJARAT ELECTRICITY REGULATORY COMMISSION [LAWS(SC)-2019-7-16] [REFERRED TO]
VESTAS WIND TECHNOLOGY INDIA PRIVATE LIMITED VS. RAMGAD MINERALS & MINING PRIVATE LIMITED [LAWS(KAR)-2018-1-157] [REFERRED TO]
HINDUSTAN PETROLEUM CORPORATION LTD VS. DULAL KRISHNA SAHA [LAWS(CAL)-2011-8-174] [REFERRED TO]
RANI GOLDI VS. TERRITORY MANAGER [LAWS(ALL)-2012-7-235] [REFERRED TO]
NIRAJ CEMENT STRUCTURALS LTD. VS. UNION OF INDIA [LAWS(MANIP)-2020-8-31] [REFERRED TO]
INDIAN OIL CORPORATION LTD. VS. NILOUFER SIDDIQUI [LAWS(SC)-2015-12-9] [REFERRED TO]
HINDUSTAN PETROLEUM CORPN LTD VS. SUPER HIGHWAY SERVICES [LAWS(SC)-2010-2-2] [REFERRED TO]
NIRMALA KWATRA VS. INDIAN OIL CORPORATION LTD [LAWS(DLH)-2013-11-216] [REFERRED TO]
SWANTIKA VS. INDIAN OIL CORPORATION LTD [LAWS(MPH)-2011-2-58] [REFERRED TO]
SUBRAJIT DAS VS. CHIEF DIVISIONAL RETAIL SALES MANAGER, INDIAN OIL CORPORATION LIMITED, BHUBANESWAR [LAWS(ORI)-2017-5-78] [REFERRED TO]
STATE OF RAJASTHAN VS. NAV BHARAT CONSTRUCTION COMPANY [LAWS(RAJ)-1999-12-25] [REFFERED TO ,18]
C. SRIMANNARAYANA VS. HINDUSTAN PETROLEUM CORPORATION LIMITED, SECBAD [LAWS(TLNG)-2022-2-95] [REFERRED TO]
PRITHVI ASSOCIATES VS. HOOGHLY RIVER BRIDGE COMMISSIONERS & ANR [LAWS(CAL)-2017-7-169] [REFERRED TO]
ANIRBAN DUTTA VS. HOOGHLY RIVER BRIDGE COMMISSIONERS & ANR [LAWS(CAL)-2017-7-170] [REFERRED TO]
DEBARATI MUKHOPADHYAY VS. BOOK FARM [LAWS(CAL)-2020-11-11] [REFERRED TO]
AVENTS PASTUER S A VS. CADILA PHARMACEUTICALS LIMITED [LAWS(GJH)-2002-9-89] [REFERRED]
R.C. GOEL VS. INDIAN RAILWAYS CATERING & TOURISM CORPORATION [LAWS(DLH)-2007-5-281] [REFERRED TO]
KUMAR SERVICE STATION VS. HINDUSTAN PETROLEUM CORPORATION LTD. [LAWS(DLH)-2009-5-525] [REFERRED TO]
COGENT SILVER FIBRE PTE LTD VS. NOBLE FIBRE TECHNOLOGIES INC [LAWS(DLH)-2006-2-172] [REFERRED TO]
KALINGA MINING CORPORATION VS. ARBIND CONSTRUCTION COMPANY PVT [LAWS(ORI)-2007-1-6] [REFERRED TO]
INDIAN OIL CORPORATION LTD VS. FREEDOM FILLING STATION [LAWS(ORI)-2010-11-87] [REFERRED TO]
SAHELI EXPORTS PVT. LTD. VS. M/S. SRI KARTHIKEYA SPINNING & WEAVING MILLS PVT. LTD. [LAWS(MAD)-2020-1-463] [REFERRED TO]
SIMPLEX INFRASTRUCTURES LTD VS. NATIONAL HIGHWAYS AUTHORITY OF INDIA [LAWS(DLH)-2011-1-208] [REFERRED TO]
DURGA PUJARI SURI BABU VS. INDIAN OIL CORPORATION LIMITED [LAWS(APH)-2014-7-46] [REFERRED TO]
STATE OF TELANGANA, REP., BY ITS PRL. SECRETARY, WOMEN AND CHILD WELFARE DEPARTMENT, TELANGANA SECRETARIAT VS. M/S. SRI VENKATESWARA INDUSTRIES, MAHABOBNAGAR, MAHABOOBNAGAR DISTRICT, REP., BY ITS PROPRIETOR B. DAMODAR REDDY [LAWS(APH)-2016-9-64] [REFERRED TO]
RAIL LAND DEVELOPMENT AUTHORITY VS. BHAGWATI RAIL INFRA PVT. LTD. [LAWS(DLH)-2016-10-13] [REFERRED TO]
ITE INDIA PVT. LTD. VS. DELHI TOURISM AND TRANSPORTATION DEVELOPMENT CORPORATION LTD. [LAWS(DLH)-2016-2-64] [REFERRED TO]
SPORTY SOLUTIONZ PVT LTD VS. BADMINTON ASSOCIATION OF INDIA [LAWS(DLH)-2020-2-81] [REFERRED TO]
DLF HOME DEVELOPERS LIMITE VS. SHIPRA ESTATE LIMITED [LAWS(DLH)-2021-11-101] [REFERRED TO]
BHARAT FILLING STATION VS. INDIAN OIL CORPORATION LIMITED [LAWS(DLH)-2003-3-91] [REFERRED ..]
RESURGERE MINES & MINERALS INDIA LTD. AND ORS. VS. VYAGRESHWAR MINERAL INDUSTRIAL PRODUCERS CO-OPERATIVE SOCIETY AND ORS. [LAWS(BOM)-2016-5-39] [REFERRED TO]
MARRIOTT INTERNATIONAL INC VS. ANSAL HOTELS LIMITED [LAWS(DLH)-1999-9-12] [REFERRED TO]
RAJASTHAN BREWERIES LIMITED VS. STROH BREWERY COMPANY [LAWS(DLH)-2000-7-107] [REFERRED]
QUANTUM INFORMATION SYSTEMS LIMITED VS. ELECTRONICS TRADE AND TECHNOLOGY DEVELOPMENT CORPORATION LIMITED [LAWS(DLH)-2001-5-147] [REFERRED]
RAMAKANT GAJANAN KADAM VS. ABHISHEK K. RAI [LAWS(BOM)-2014-4-81] [REFERRED TO]
SADASHIV NARAYANRAO JAMBHALE VS. INDIAN OIL CORPORATION LTD [LAWS(BOM)-2013-12-33] [REFERRED TO]
INDIAN OIL CORPORATION LTD VS. J. LAL FILLING STATION [LAWS(ALL)-2021-1-84] [REFERRED TO]
OM PRAKASH AGARWAL VS. LACCHI RAM [LAWS(ALL)-2021-3-91] [REFERRED TO]
M/S. INDIAN OIL CORPORATION LTD. VS. M/S. BHAGAWAN BALASAI ENTERPRISES [LAWS(MAD)-2017-11-383] [REFERRED TO]
INDIAN OIL CORPORATION LTD VS. BHAGAWAN BALA SAI ENTERPRISES [LAWS(MAD)-2013-4-137] [REFERRED TO]
BEST SELLERS RETAIL INDIA PVT LTD VS. ADITYA BIRLA NUVO LTD [LAWS(SC)-2012-5-37] [REFERRED TO]
STATE OF RAJASTHAN VS. OM CONSTRUCTION CO. AND ORS. [LAWS(RAJ)-2015-5-156] [REFERRED TO]
SUPER CONSTRUCTION ASSOCIATES VS. STATE OF UTTARAKHAND [LAWS(UTN)-2019-5-67] [REFERRED TO]
J K SHAH VS. BIRLA COTTON SPINNING AND WEAVING MILLS LTD [LAWS(DLH)-2011-7-429] [REFERRED TO]
BHARTI TELEVENTURES LIMITED VS. BELL SOUTH INTERNATIONAL ASIA PACIFIC INC U S A [LAWS(DLH)-2001-8-111] [REFERRED 7.]
ALIED MOTORS LTD VS. BHARAT PETROLEUM CORPN LTD [LAWS(DLH)-2004-9-132] [REFERRED TO]
HINDUSTAN STEELWORKS CONSTRUCTION LIMITED VS. BOARD OF TRUSTEES FOR THE PORT OF KOLKATA [LAWS(CAL)-2021-2-81] [REFERRED TO]
NAGRAJ P SHETH VS. SENIOR REGIONAL MANAGER BOMBAY REGIONAL OFFICER [LAWS(BOM)-1997-11-120] [REFERRED TO]
COUNTRY DEVELOPMENT AND MANAGEMENT SERVICE PVT LTD VS. BROKSIDE RESORTS PVT LTD [LAWS(DLH)-2006-2-141] [REFERRED TO]
TURNAROUND LOGISTICS P LTD VS. JET AIRWAYS INDIA LTD [LAWS(DLH)-2006-5-154] [REFERRED TO]
DALIT MANAV UTHAN SANSTHAN VS. COMMISSIONER MUNICIPAL COPRORATION OF DELHI [LAWS(DLH)-2007-6-20] [REFERRED TO]
INTERKARDIO PVT LTD VS. SATELEC MEDICAL [LAWS(DLH)-2008-11-52] [REFERRED TO]
PIONEER PUBLICITY CORPORATION PVT LTD VS. HOOGHLY RIVER BRIDGE COMMISSIONERS AND ANOTHER [LAWS(CAL)-2017-7-142] [REFERRED TO]
PUNJAB STATE ELECTRICITY BOARD VS. SUTLEJ CONSTRUCTION LTD. [LAWS(P&H)-2010-8-191] [REFERRED TO]
S SURESH VS. INDIAN OIL CORPORATION LTD [LAWS(APH)-2007-1-17] [REFERRED TO]
SAHAKAR GLOBAL LTD. VS. THE HYDERABAD METROPOLITAN DEVELOPMENT AUTHORITY [LAWS(APH)-2014-10-93] [REFERRED TO]
MW HIGH TECH PROJECTS INDIA P LTD VS. GRAUER AND WEIL (INDIA) LTD [LAWS(APH)-2017-12-101] [REFERRED TO]
PTC INDIA LIMITED VS. JAYPEE KARCHAM HYDRO CORPORATION LIMITED [LAWS(DLH)-2010-2-99] [REFERRED TO]
MSM DISCOVERY PRIVATE LIMITED VS. VIACOM 18 MEDIA PRIVATE LIMITED [LAWS(DLH)-2010-8-136] [REFERRED TO]
FASHION TELEVISION INDIA PRIVATE LIMITED VS. FTV BVI [LAWS(DLH)-2011-11-97] [REFERRED TO]
M/S. MICHIGAN ENGINEERS PVT. LTD. VS. MUNICIPAL CORPORATION OF GREATER BOMBAY [LAWS(BOM)-2016-4-27] [REFERRED TO]
SPICE DIGITAL LTD VS. VISTAAS DIGITAL MEDIA PVT. LTD [LAWS(BOM)-2012-10-50] [REFERRED TO]
GUPTA FILLING STATION VS. UNION OF INDIA [LAWS(J&K)-2018-3-152] [REFERRED TO]
B.E.BILLIMORIA & COMPANY LIMITED VS. MAHINDRA BEBANCO DEVELOPERS LTD. & ANR. [LAWS(BOM)-2017-5-45] [REFERRED TO]
INTERCONTINENTAL HOTELS GROUP INDIA PRIVATE LIMITED VS. SHIVA SATYA HOTELS PRIVATE LIMITED [LAWS(GJH)-2013-11-35] [REFERRED TO]
AGARWAL BROTHERS VS. INDIAN OIL CORPORATION LTD. [LAWS(ALL)-2019-6-15] [REFERRED TO]
EMBASSY PROPERTY DEVELOPMENTS LIMITED VS. JUMBO WORLD HOLDINGS LIMITED [LAWS(MAD)-2013-6-71] [REFERRED TO]
M S VENKATESH VS. UNION OF INDIA [LAWS(KAR)-2018-5-21] [REFERRED TO]
CENTRAL MINE PLANNING & DESIGNING INSTITUTE LTD. & ANR. VS. M/S TELEKRIK ELECTRICALS (NAGPUR) PVT. LTD.& ORS [LAWS(CHH)-2017-6-2] [REFERRED TO]
SIKKIM SUBBA ASSOCIATES VS. STATE OF SIKKIM [LAWS(SC)-2001-5-14] [REFERRED]
HINDUSTAN PETROLIUM CORPORATION LIMITED VS. SRIMAN NARAYAN [LAWS(SC)-2002-7-82] [REFERRED]
POLLUTION CONTROL COMMITTEE VS. MUNICIPAL CORPORATION [LAWS(P&H)-2013-7-225] [REFERRED TO]
AIRLINE ALLIED SERVICES LTD VS. JOHN ARTHUR ANIN [LAWS(DLH)-2018-7-116] [REFERRED TO]
AVANTIKA ELCON PRIVATE LIMITED VS. MIRAENAN TECH CO, LTD [LAWS(DLH)-2018-8-70] [REFERRED TO]
NATIONAL HIGHWAYS AUTHORITY OF INDIA VS. PANIPAT JALANDHAR NH-1 TOLLWAY PVT. LTD. [LAWS(DLH)-2021-11-226] [REFERRED TO]
FRIGORIFICO ALLANA PRIVATE LIMITED VS. EAST DELHI MUNICIPAL CORPORATION [LAWS(DLH)-2021-2-132] [REFERRED TO]
M/S. SINGHAL ENTERPRISES PVT. LTD. VS. M/S. STYLISH COMMOTRADE PVT. LTD. [LAWS(ORI)-2022-9-4] [REFERRED TO]
BABU FILLING STATION VS. DIVISIONAL RETAIL SALES MANAGER [LAWS(MAD)-2010-2-4] [REFERRED TO]
SIKARIA MEGA FOOD PARK(P) LTD VS. UNION OF INDIA [LAWS(DLH)-2015-1-167] [REFERRED TO]
M/S KASHYAP'S VS. BATA INDIA LTD. [LAWS(DLH)-2013-7-73] [REFERRED TO]
HOOGHLY RIVER BRIDGE COMMRS VS. BHAGIRATHI BRIDGE CONSTN CO LTD [LAWS(CAL)-1995-2-5] [REFERRED TO]
MA DURGA SERVICE STATION & ORS. VS. HINDUSTAN PETROLEUM CORPORATION LTD. CAL. REGIONAL OFFICE (RETAIL) & ORS. [LAWS(CAL)-2006-9-97] [REFERRED TO]
K. HARINATH VS. HINDUSTAN PETROLEUM CORPORATION LTD [LAWS(APH)-2013-3-25] [REFERRED TO]
S S C JV, A JOINT VENTURE COMPANY VS. HYDERABAD METROPOLITAN DEVELOPMENT AUTHORITY [LAWS(APH)-2014-10-57] [REFERRED TO]
Sunita Mohapatra VS. Suresh Dhanuka [LAWS(ORI)-2008-10-29] [REFERRED TO]
M S DESAI AND COMPANY VS. HINDUSTAN PETROLIUM CORPORATION LIMITED [LAWS(GJH)-2000-4-109] [REFERRED TO]
NATIONAL HIGHWAYS AND INFRASTRUCTURE DEVELOPMENT CORPORATION VS. T. K. ENGINEERING CONSORTIUM PVT. LTD. [LAWS(GAU)-2019-9-60] [REFERRED TO]
MOHINI KAPOOR VS. DEEPAK UPPAL [LAWS(P&H)-2005-12-26] [REFERRED TO]
M L THUKRAL VS. KRONE COMMUNICATION LIMITED BANGALORE [LAWS(KAR)-1995-2-5] [FOLLOWED ON]
PTC INDIA LTD VS. JAYPEE KARCHAM HYDRO CORPORATION LTD [LAWS(DLH)-2010-8-178] [REFERRED TO]
MSM DISCOVERY PVT LTD VS. NEW DELHI TELEVISION LTD [LAWS(DLH)-2011-2-329] [REFERRED TO]
M/S. NIRVED NAMDEO VS. MADHYA PRADESH POORVA KSHETRA VIDHYUT VITARAN COMPANY LIMITED AND OTHERS [LAWS(MPH)-2018-4-245] [REFERRED TO]
DARSHAN AUTOMOBILES THROUGH ITS PARTNER VS. INDIAN OIL CORPORATION LIMITED [LAWS(BOM)-2007-4-231] [REFERRED TO]
PEARSON EDUCATION INC VS. PRENTICE HALL OF INDIA PVT LTD [LAWS(DLH)-2007-5-40] [REFERRED TO]
RAJEEB BHATTACHARJEE VS. NUMALIGARH REFINERY LTD. AND ORS. [LAWS(GAU)-2015-7-25] [REFERRED TO]
CHITALI BOTTLING LIMITED VS. BRIHAN KARAN SUGAR SYNDICATE PRIVATE LIMITED [LAWS(BOM)-2022-6-8] [REFERRED TO]
RAJESH SHARMA VS. BHARAT PETROLEUM CORPORATION LIMITED [LAWS(ALL)-2020-1-411] [REFERRED TO]
OIL AND NATURAL GAS CORPORATION LTD VS. AFCONS GUNANUSA JV [LAWS(SC)-2022-8-110] [REFERRED TO]
NATIONAL GAS SERVICE VS. BHARAT PETROLEUM CORPORATION LIMITED [LAWS(P&H)-2021-4-64] [REFERRED TO]
KUNWAR CONSTRUCTION VS. STATE OF UTTARAKHAND [LAWS(UTN)-2019-11-57] [REFERRED TO]
JASODA ROADLINES VS. ORISSA STATE WAREHOUSING CORPORATION [LAWS(ORI)-2020-11-10] [REFERRED TO]
NUZIVEEDU SEEDS LTD AND ORS VS. MONSANTO TECHNOLOGY LLC AND ORS [LAWS(DLH)-2018-4-122] [REFERRED TO]
KUNDAN SINGH VS. HINDUSTAN PETROLEUM CORPORATION LTD [LAWS(CAL)-2010-3-126] [REFERRED]
INDIAN RAILWAYS CATERING & TOURISM CORP LTD VS. COX & KINGS INDIA LTD [LAWS(DLH)-2012-1-69] [REFERRED TO]
M/S PRADEEP OIL CORPORATION VS. UNION OF INDIA [LAWS(DLH)-2012-1-91] [REFERRED TO]
PLANET M. RETAIL LTD. VS. SELECT INFRASTRUCTURE PVT. LTD. [LAWS(DLH)-2014-9-147] [REFERRED TO]
SUDHANGSHU MOHAN DEB VS. D M HAZARIKA ALIAS DHIRAJ MONI HAZARIKA [LAWS(GAU)-2003-1-18] [REFERRED TO]
HAZRA FILLING STATION VS. INDIAN OIL CORPORATION LIMITED AND ORS. [LAWS(CAL)-2015-8-43] [REFERRED TO]
LINDSAY INTERNATIONAL PVT. LTD. VS. LAXMI NIWAS MITTAL [LAWS(CAL)-2017-2-68] [REFERRED TO]
OSWAL SERVICE STATION VS. HINDUSTAN PETROLEUM CORP LTD [LAWS(DLH)-2008-7-61] [REFERRED TO]
ESCORTS LIMITED VS. KNORR BREMSE-AG [LAWS(DLH)-2007-11-9] [REFERRED TO]
VAISH BROTHERS VS. UNION OF INDIA [LAWS(DLH)-2007-9-58] [REFERRED TO]
PROVOGUE INDIA LTD VS. NAVEEN KHOLI [LAWS(DLH)-2008-1-105] [REFERRED TO]
T CHINNASAMY CHETTIAR & SONS VS. CHIEF REGIONAL MANAGER, RETAIL AND CONSTITUTED ATTORNEY, HINDUSTAN PETROLEUM CORPORATION LTD [LAWS(MAD)-2018-6-292] [REFERRED TO]
HINDUSTAN PAPER CORPORATION LTD. VS. DELHI PAPER PRODUCTS AND ORS. [LAWS(DLH)-2010-4-239] [REFERRED TO]
VF SERVICES UK LIMITED VS. UNION OF INDIA [LAWS(DLH)-2011-11-37] [REFERRED TO]
STEEL AUTHORITY OF INDIA LTD VS. SEASPRAY SHIPPING CO LTD [LAWS(DLH)-2019-2-355] [REFERRED TO]
SOFTWARE ONE INDIA PVT LTD VS. C&S ELECTRIC LTD [LAWS(DLH)-2019-5-322] [REFERRED TO]
SHIVANSH AUTO ZONE PVT. LTD. VS. HONDA CARS INDIA LTD. [LAWS(DLH)-2016-4-65] [REFERRED TO]
RANJITH FILLING STATION VS. INDIAN OIL CORPORATION LIMITED [LAWS(APH)-2013-12-23] [REFERRED TO]
L. V. SUBBA REDDY VS. INDIAN OIL CORPORATION [LAWS(APH)-2019-11-1] [REFERRED TO]
V H PATEL AND COMPANYMPANY VS. HIRUBHAI HIMABHAI PATEL [LAWS(SC)-2000-4-168] [REFERRED TO]
M/S.SURYODAYA INFRA PROJECTS (I) PVT. LTD VS. NATIONAL MINERAL DEVELOPMENT CORPORATION LIMITED [LAWS(APH)-2013-10-36] [REFERRED TO]
C.S.R. INFRATECH INDIA PRIVATE LIMITED VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-2014-6-9] [REFERRED TO]
CANORO RESOURCES LTD VS. UNION OF INDIA [LAWS(DLH)-2011-3-69] [REFERRED TO]
KERALA STATE CONSTRUCTION CORPORATION LTD VS. PROJECTS & EQUIPMENT CORPORATION OF INDIA [LAWS(DLH)-2008-4-165] [REFERRED TO]
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JUDGEMENT

- (1.)This appeal by special leave is by the Indian Oil Corporation Ltd. against the judgment of the Punjab and Haryana High court in Civil Revision No. 2340 of 1984, decided on 5/11/1984, dismissing the revision against the order dated 28/07/1984, passed by the Additional District Judge, Amritsar, in C. M. A. No. 22 of the 1983, affirming the order dated 19/10/1983 of the Sub-Judge, 1st Class, Amritsar, in Suit No. 376 of 1983 by which the appellant's application made under S. 34 of the Arbitration Act for stay of the suit was dismissed. The brief facts giving rise to this appeal and indicating the points for decision herein are now stated.
(2.)A Distributorship Agreement dated 1/04/1976 was made between the Indian Oil Corporation Ltd. (hereinafter called as 'the Corporation') and the Amritsar Gas Service, respondent 1, as distributor of the Corporation for sale of the Corporation's Liquefied Petroleum Gas (LPG) known as 'indane' in cylinders only for household consumers and commercial consumers in the area at Amritsar, specified in the agreement. The terms and conditions of distributorship were specified in the agreement. Clause 27 of the agreement provided for termination of the agreement by the Corporation forthwith on the happening of any of certain specified events. Clause 28 permitted either party 'without prejudice to the foregoing provision or anything to the contrary' contained in the agreement to terminate the agreement by 30 days' notice to the other party 'without assigning any reason for such termination'. Clause 37 provided for adjudication of any dispute or difference of any nature by arbitration.
(3.)It appears that the appellant-corporation received certain complaints about the working of the distributorship alleging unauthorised connections being given and tampering of the waiting list of customers by the distributor which were acts prejudicial to the interest, reputation and products of the appellant-corporation. Accordingly, the appellant corporation invoked clause 27 of the Distributorship Agreement and by its letter No. LPG/001 dated 11/03/1983, it terminated forthwith the distributorship. The said notice reads as under:
"M/s Amritsar Gas Service Madan Mohan Malviya Road, Amritsar City. Dear Sirs, Re: Indane Distributorship at Amritsar

Please refer to the LPG Distributorship Agreement dated 1/04/1976 executed between you and the Indian Oil Corporation. Clause 27 of the Distributorship Agreement reads as under:

"27.Notwithstanding anything to the contrary herein contained, the Corporation shall also be at liberty at its entire discretion to terminate this agreement forthwith upon or at any time after the happening of any of the following events, namely:

(B) If the distributor does not adhere to the instructions issued from time to time by the Corporation in connection with safe practices to be followed by him in the supply and storage of the Corporation's products or otherwise;

(I) If the distributor shall give out unauthorised connections to any person without the Corporation receipt/subscription voucher or otherwise howsoever;

(N) If the distributor shall either by himself or by his servants or agents commit or suffer to be committed any act which, in the opinion of the Regional Manager of the Corporation for the time being at New Delhi, whose decision in that behalf shall be final, is prejudicial to the interest or good name of the Corporation or its products; the Regional Manager shall not be bound to give reasons for such decision. "it has come to our knowledge that either you or your servants or agents have committed the following:

1. That you have released unauthorised connections by tampering with the waiting list registration record.

2. That you have issued connections to those people who had not booked themselves for gas connections.

3. That you have sold refill to unauthorised customers.

4. That you have issued duplicate issue slips.

The above acts jointly and severely in my opinion are acts which are prejudicial to the interest or good name of the Corporation or its products and accordingly in exercising my right under the above noted clause, I hereby order that the LPG Distributorship Agreement stands forthwith terminated and cancelled and you shall cease to be our LPG distributor at Amritsar with immediate effect.

You are hereby called upon to settle all your accounts with the Corporation and immediately hand over, return and re-deliver the entire stock of LPG filled, empty cylinders, equipments lying with you. You are hereby also advised to hand over all the documents, statfactery and other relevant papers of the said distributorship to the authorised representative of the Corporation who would be calling on you shortly.

Yours faithfully, for and on behalf of Indian Oil Corporation Ltd. Sd/- (S. K. Bakshi) General Manager"

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