PERCEPT D MARK INDIA PVT LTD Vs. ZAHEER KHAN
LAWS(SC)-2006-3-35
SUPREME COURT OF INDIA (FROM: BOMBAY)
Decided on March 22,2006

PERCEPT D'MARK (INDIA) PVT. LTD Appellant
VERSUS
ZAHEER KHAN Respondents


Referred Judgements :-

MADHUP CHUNDER V. RAJCOOMAR DOSS [REFERRED TO]
V. N. DESHPANDE V. ARVIND MILLS [REFERRED TO]
MAHINDRA AND MAHINDRA LIMITED VS. UNION OF INDIA [REFERRED TO]
SUPERINTENDENCE COMPANY OF INDIA PRIVATE LIMITED VS. KRISHAN MURGAI [REFERRED TO]
BANK OF MAHARASHTRA VS. RACE SHIPPING AND TRANSPORT CO PRIVATE LIMITED [REFERRED TO]
HINDUSTAN PETROLIUM CORPORATION LIMITED VS. SRIMAN NARAYAN [REFERRED TO]
FIRM ASHOK TRADERS VS. GURUMUKH DAS SALUJA [REFERRED TO]



Cited Judgements :-

MANIPAL BUSINESS SOLUTIONS PRIVATE LIMITED VS. AURIGAIN CONSULANTS PRIVATE LIMITED [LAWS(DLH)-2022-8-118] [REFERRED TO]
INDIAN OIL CORPORATION LTD. VS. AGRAWAL AGRO AUTO SERVICE [LAWS(MPH)-2016-4-18] [REFERRED TO]
ARVINDER SINGH VS. LAL PATHLABS PVT LTD [LAWS(DLH)-2015-3-250] [REFERRED TO]
CANDID DRUG DISTRIBUTORS VS. WANBURY LTD [LAWS(GAU)-2011-2-28] [REFERRED TO]
ARVIND MEDICARE PRIVATE LIMITED VS. NEERU MEHRA [LAWS(DLH)-2021-5-87] [REFERRED TO]
VFS GLOBAL SERVICE PRIVATE LIMITED VS. SUPRIT ROY [LAWS(BOM)-2007-12-43] [REFERRED TO]
DEEPAYAN MOHANTY VS. CARGILL INDIA PVT LTD & ORS [LAWS(DLH)-2018-8-82] [REFERRED TO]
DESICCANT ROTORS INTERNATIONAL PVT LTD VS. BAPPADITYA SARKAR [LAWS(DLH)-2009-7-7] [REFERRED TO]
TECNIMONT ICB PVT LTD VS. AFCONS INFRASTRUCTURE LTD [LAWS(GJH)-2013-8-63] [REFERRED TO]
ARNAV ENTERPRISES VS. IOSIS SPA & WELLNESS PRIVATE LIMITED [LAWS(BOM)-2021-4-72] [REFERRED TO]
KUONI TRAVEL PVT LTD VS. ASHISH KISHORE [LAWS(BOM)-2007-6-194] [REFERRED TO]
SANDEEP BATRA VS. GE CAPITAL SERVICES INDIA [LAWS(DLH)-2007-11-114] [REFERRED TO]
SEVERN TRENT WATER PURIFICATION INC VS. CHLORO CONTROLS INDIA PVT LTD [LAWS(BOM)-2011-7-191] [REFERRED TO]
RAJIV VYAS VS. JOHNWIN MANAVALAN [LAWS(BOM)-2009-7-154] [REFERRED TO]
GVK AIRPORT HOLDINGS LIMITED VS. BID SERVICES DIVISION (MAURITIUS) LIMITED [LAWS(DLH)-2019-7-146] [REFERRED TO]
AAKASH EDUCATIONAL SERVICES LTD. VS. SAHIB SITAL SINGH BAJWA & ORS. [LAWS(DLH)-2020-6-93] [REFERRED TO]
ABP NETWORK PRIVATE LIMITED VS. MALIKA MALHOTRA [LAWS(DLH)-2021-10-126] [REFERRED TO]
BPTP LIMITED VS. CPI INDIA I LIMITED [LAWS(DLH)-2015-7-7] [REFERRED TO]
CANDID DRUG DISTRIBUTORS VS. WANBURY LTD. [LAWS(GAU)-2011-2-86] [REFERRED TO]
KALINGA MINING CORPORATION VS. ARBIND CONSTRUCTION COMPANY PVT [LAWS(ORI)-2007-1-6] [REFERRED TO]
MUNICIPAL COUNCIL UDAIPUR VS. MAHENDRA KUMAR [LAWS(SC)-2008-3-147] [REFERRED TO]
METAFFINITY PRIVATE LIMITED & ANR VS. RELIGARE ENTERPRISES LIMITED & ORS [LAWS(DLH)-2018-5-511] [REFERRED TO]
HIMCON PROJECT PVT LTD VS. LMZ ENERGY LIMITED [LAWS(CHH)-2011-9-9] [REFERRED TO]
SUDIPTA BANERJEE VS. L.S. DAVAR & COMPANY [LAWS(CAL)-2022-4-167] [REFERRED TO]
WARP KNITS PVT LTD VS. ANJU SHARMA ALIAS ANU SHARMA [LAWS(DLH)-2009-2-9] [REFERRED TO]
NAMGYAL INSTITUTE FOR RESEARCH ON LADAKHI ART AND CULTURE AND ANR. VS. TURNER MORRISON LTD. [LAWS(DLH)-2010-1-380] [REFERRED TO]
AFFLE HOLDINGS PTE LIMITED VS. SAURABH SINGH [LAWS(DLH)-2015-1-289] [REFERRED TO]
I T E C LIMITED VS. INDIA EXHIBITION MANAGEMENT PVT LTD [LAWS(ALL)-2008-5-183] [REFERRED TO]
LE PASSAGE TO INDIA TOURS & TRAVELS PVT. LTD VS. DEEPAK BHATNAGAR [LAWS(DLH)-2013-1-372] [REFERRED TO]
NIKE INDIA PVT LTD VS. VIRAT KOHLI [LAWS(KAR)-2013-9-478] [REFERRED]
NUMERIC POWER SYSTEMS LIMITED CHENNAI VS. MOHAMMED MUZAFFAR CHENNAI [LAWS(MAD)-2006-8-301] [REFERRED TO]
BEST SELLERS RETAIL INDIA PVT LTD VS. ADITYA BIRLA NUVO LTD [LAWS(SC)-2012-5-37] [REFERRED TO]
ALL INDIA TEA AND TRADING COMPANY LIMITED VS. LOOBAH COMPANY LIMITED [LAWS(CAL)-2021-11-3] [REFERRED TO]
K D CAMPUS PVT LTD VS. METIS EDUVENTURES PRIVATE LIMITED INDIA [LAWS(DLH)-2018-1-465] [REFERRED TO]
MSM DISCOVERY PRIVATE LIMITED VS. VIACOM 18 MEDIA PRIVATE LIMITED [LAWS(DLH)-2010-8-136] [REFERRED TO]
PERCEPT TALENT MANAGEMENT PVT LTD VS. YUVRAJ SINGH [LAWS(BOM)-2008-1-210] [REFERRED TO]
INDIAN OIL CORPORATION LTD. VS. SHIV OIL CARRIER, INDIAN OIL TRANSPORTED CONTRACTOR [LAWS(P&H)-2016-5-101] [REFERRED TO]
SHRIRAM CITY UNION FINANCE LIMITED VS. SAMBHAV INFRASTRUCTURE PRIVATE LIMITED [LAWS(MAD)-2021-6-282] [REFERRED TO]
VIJAY AGARWAL VS. LEHMAN BROTHERS ADVISORS PVT LTD [LAWS(BOM)-2009-5-3] [REFERRED TO]
LINDSAY INTERNATIONAL PVT. LTD. VS. LAXMI NIWAS MITTAL [LAWS(CAL)-2017-2-68] [REFERRED TO]
THE STATE OF WEST BENGAL & ORS. VS. DR. NAVAL PATEL & ORS. [LAWS(CAL)-2018-9-160] [REFERRED TO]
CARGILL INDIA PVT LTD VS. DEEPAYAN MOHANTY [LAWS(DLH)-2019-12-37] [REFERRED TO]
NAVIGATORS LOGISTICS LTD VS. KASHIF QURESHI & ORS [LAWS(DLH)-2018-9-171] [REFERRED TO]
PLANET M. RETAIL LTD. VS. SELECT INFRASTRUCTURE PVT. LTD. [LAWS(DLH)-2014-9-147] [REFERRED TO]
LAL PATHLABS PVT. LTD. VS. ARVINDER SINGH [LAWS(DLH)-2014-10-32] [REFERRED TO]
YOGESH RADHAKRISHNAN VS. MEDIA NETWORKS & DISTRIBUTION [LAWS(DLH)-2013-3-131] [REFERRED TO]
TIFFINS BARYTES ASBESTOS AND PAINTS LTD. VS. P. AND D. ENTERPRISES [LAWS(KAR)-2015-3-306] [REFERRED TO]
PRANSHU MISHRA VS. GURU GOWRI KRUPA TECHNOLOGIES PRIVATE LTD [LAWS(APH)-2017-12-58] [REFERRED TO]
Sunita Mohapatra VS. Suresh Dhanuka [LAWS(ORI)-2008-10-29] [REFERRED TO]
D T M CONSTRUCTION INDIAN LTD VS. CAPT P K SRIVASTAVA [LAWS(ORI)-2010-2-27] [REFERRED TO]
BLB INSTITUTE OF FINANCIAL MARKETS LTD VS. RAMAKAR JHA [LAWS(DLH)-2008-9-98] [REFERRED TO]
MSM DISCOVERY PVT LTD VS. NEW DELHI TELEVISION LTD [LAWS(DLH)-2011-2-329] [REFERRED TO]
PERCEPT TALENT MANAGEMENT PVT LTD VS. YUVRAJ SING [LAWS(BOM)-2007-12-68] [REFERRED TO]
TIMBLO PRIVATE LIMITED VS. KAMALINI R PAINGUINKAR [LAWS(BOM)-2009-10-3] [REFERRED TO]
AVANTIKA ELCON PRIVATE LIMITED VS. MIRAENAN TECH CO, LTD [LAWS(DLH)-2018-8-70] [REFERRED TO]
MODICARE LIMITED VS. GAUTAM BALI [LAWS(DLH)-2019-9-380] [REFERRED TO]
HI POINT SERVICES PVT LTD VS. CHLORO CONTROLS INDIA PVT LTD [LAWS(BOM)-2011-7-248] [REFERRED TO]
BRAINSMART MEDIA AND ADVERTISING PVT LTD VS. INDIAN NEWSPAPER SOCIETY [LAWS(DLH)-2014-3-27] [REFERRED TO]
SVF ENTERTAINMENT PVT LTD VS. ANUPRIYO SENGUPTA [LAWS(CAL)-2018-4-34] [REFERRED TO]
NUSRAT JAHAN RUHI AND OTHERS VS. SHYAM STEEL INDUSTRIES LTD. AND OTHERS [LAWS(CAL)-2018-10-111] [REFERRED TO]
HI-TECH SYSTEMS & SERVICES LTD VS. SUPRABHAT RAY [LAWS(CAL)-2015-6-35] [REFERRED TO]
SURESH DHANUKA VS. SUNITA MOHAPATRA [LAWS(SC)-2011-12-4] [REFERRED TO]
GOYAL MG GASES PVT. LTD. (GMGL) VS. NEELACHAL ISPAT NIGAM LTD. (NINL) [LAWS(ORI)-2008-10-60] [REFERRED TO]
B.C.Dagara VS. M.K.D.Mineral & Exports (P) Ltd [LAWS(ORI)-2006-12-52] [REFERRED TO]
BEST ON HEALTH LTD AND OTHERS VS. BESTECH INDIA PVT LTD [LAWS(P&H)-2014-6-98] [REFERRED]
PRECISION CARS INDIA PVT LTD VS. PORSCHE MIDDLE EAST AND AFRICA [LAWS(RAJ)-2012-5-211] [REFERRED TO]
KUMAR APURVA VS. VALUEFIRST DIGITAL MEDIA PVT. LTD. [LAWS(DLH)-2015-3-314] [REFERRED TO]
SUNGRO SEEDS LTD. VS. S.K.TRIPATHI [LAWS(DLH)-2020-5-44] [REFERRED TO]
WIRE AND WIRELESS INDIA LTD VS. ANIRUDH SINGH JADEJA [LAWS(DLH)-2009-12-1] [REFERRED TO]
EMBEE SOFTWARE PRIVATE LTD VS. SAMIR KUMAR SHAW [LAWS(CAL)-2012-3-75] [REFERRED TO]
ANAND MODGIL VS. ORBIT AVIATION PVT. LTD [LAWS(P&H)-2021-12-111] [REFERRED TO]
TECH PLUS MEDIA PRIVATE LTD VS. JYOTI JANDA [LAWS(DLH)-2014-9-210] [REFERRED TO]
KENRISE MEDIA PVT. LTD. VS. ASHISH K. MISHRA [LAWS(KAR)-2021-6-1] [REFERRED TO]
NAVAL PATEL & ORS VS. STATE OF WEST BENGAL & ORS [LAWS(CAL)-2017-11-15] [REFERRED TO]
MAHARASHTRA POWER TRANSMISSION STRUCTURE PVT LTD VS. DISTRICT JUDGE, LUCKNOW &OTHERS [LAWS(ALL)-2014-8-436] [REFERRED TO]
E-MEDITEK INSURANCE (TPA) LTD VS. NATIONAL INSURANCE CO LTD & ANOTHER [LAWS(CAL)-2018-8-146] [REFERRED TO]
E VS. NATIONAL INSURANCE CO. LTD. & ANOTHER [LAWS(CAL)-2018-8-305] [REFERRED TO]
MODI RUBBER LTD VS. GUARDIAN INTERNATIONAL CORP [LAWS(DLH)-2007-3-151] [REFERRED TO]
MSM DISCOVERY PRIVATE LIMITED VS. UNION OF INDIA [LAWS(DLH)-2010-12-107] [REFERRED TO]


JUDGEMENT

- (1.)The above appeals were filed from the common final judgment and order dated 19-12-2003 passed in Appeal No. 1109/2003 in Arbitration Petition No. 514/2003 and Appeal No. 1110/2003 in Arbitration Petition No. 514/2003 by the Division Bench of the High Court of Judicature at Bombay whereby the appeals filed by the appellant against the order of the learned single Judge were allowed and the arbitration petition filed by the appellant herein before the single Judge was dismissed.
(2.)The central issue of importance in this appeal is whether the right of first refusal under clause 31 (b) of the permission agreement entered into between the appellant - Percept D. Mark (India) Pvt. Ltd. and the respondent No. 1-Zaheer Khan is void under Section 27 of the Indian Contract Act, 1872 has been in restraint of trade.
(3.)It was submitted by learned senior counsel for the appellant-Mr. Ashok H. Desai that the provision such as the right of first refusal is merely regulatory and not in restraint of trade.


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