JAIN STUDIOS LTD Vs. SHIN SATELLITE PUBLIC CO LTD
LAWS(SC)-2006-7-109
SUPREME COURT OF INDIA (FROM: PUNJAB & HARYANA)
Decided on July 11,2006

JAIN STUDIOS LTD. Appellant
VERSUS
SHIN SATELLITE PUBLIC CO. LTD. Respondents





Cited Judgements :-

SIEMENS LTD. VS. SKYLAB (ASSAM) PVT. LTD. [LAWS(GAU)-2013-11-58] [REFERRED TO]
V K BALAKRISHNAN VS. C SHANKAR [LAWS(MAD)-2007-4-339] [REFERRED TO]
KASHIPUR SUGAR MILLS LTD VS. STATE OF PUNJAB AND ANOTHER [LAWS(P&H)-2017-12-32] [REFERRED TO]
SHAILESH S. JHAVERI VS. SECURITIES AND EXCHANGE BOARD OF INDIA [LAWS(SB)-2013-11-1] [REFERRED TO]
MOHAN SWAROOP VS. STATE OF U.P. [LAWS(ALL)-2021-3-92] [REFERRED TO]
SUSHMA SATSANGI VS. STATE OF U.P. [LAWS(ALL)-2019-10-73] [REFERRED TO]
ADANI ENTERPRISES LIMITED VS. ANTIKEROS SHIPPING CORPORATION [LAWS(BOM)-2019-3-174] [REFERRED TO]
ASIF AHMAD WANI VS. YASIR ALTAF WANI [LAWS(J&K)-2018-7-34] [REFERRED TO]
R GEORGE PEREIRA VS. JOSEPHS INTERNATIONAL ACADEMY [LAWS(KER)-2009-5-280] [REFERRED]
T USHA RANI VS. G VENKATESAN [LAWS(MAD)-2009-7-628] [REFERRED TO]
Narendra Nath Panda VS. Union of India [LAWS(ORI)-2007-7-47] [REFERRED TO]
SHYAMJEE PREPAID SERVICES VS. TOP STEELS AND MRS. RENU DEVI [LAWS(DLH)-2023-1-248] [REFERRED TO]
ORISSA RURAL HOUSING DEVELOPMENT VS. ASSISTANT COMMISSIONER OF INCOME TAX [LAWS(ORI)-2012-10-7] [REFERRED TO]
GHULAM QADIR DANDROO VS. MOHAMMAD ZAFFAR IQBAL [LAWS(J&K)-2019-2-88] [REFERRED TO]
NATIONAL INSURANCE CO. LTD VS. KIKABHAI VARSINGBHAI MACHHAR [LAWS(GJH)-2021-12-188] [REFERRED TO]
DIRECTOR GENERAL OF POLICE, A.P. VS. D. RAVI BABU [LAWS(APH)-2022-4-35] [REFERRED TO]
SANJAY KUMAR PATHAK VS. STATE OF U P [LAWS(ALL)-2007-3-203] [REFERRED TO]
KHIMJIBHAI SANABHAI PARMAR VS. SEVALIA CEMENT WORKS [LAWS(GJH)-2019-12-186] [REFERRED TO]
FAKKIRAPPA VS. DAYANAND, S/O ANANTRAO PATIL [LAWS(KAR)-2018-11-75] [REFERRED TO]
SURENDRA NATH GHOSH VS. STATE OF ORISSA [LAWS(ORI)-2010-10-39] [REFERRED TO]
SAROJ VS. PRABHU NARAIN MATHUR [LAWS(RAJ)-2014-2-10] [REFERRED TO]
UNION BANK OF INDIA VS. ADDITIONAL DISTRICT MAGISTRATE [LAWS(ALL)-2023-5-65] [REFERRED TO]
DIAMOND JUBILEE CO OPERATIVE BANK LTD VS. RUDRAKSH HOTEL PVT LTD [LAWS(GJH)-2011-4-205] [REFERRED TO]
GAUHATI MUNICIPAL CORPORATION AND ORS. VS. NYIMI ENTERPRISE [LAWS(GAU)-2015-10-44] [REFERRED TO]
SURANA AND SURANA VS. LIC OF INDIA SOUTHERN ZONAL OFFICE [LAWS(MAD)-2009-8-302] [REFERRED TO]
MANAGEMENT OF B.H.E.L. VS. V. PRADEEP NALANKILLI [LAWS(MAD)-2009-1-421] [REFERRED TO]
C. RANI VS. THE COMMISSIONER, TAMBARAM MUNICIPALITY AND ORS. [LAWS(MAD)-2015-4-316] [REFERRED TO]
AMIT SINGLA VS. H P AGRO INDUSTRIES CORPORATION LTD [LAWS(HPH)-2010-7-182] [REFERRED TO]
S. MADHUSUDHAN REDDY VS. V. NARAYANA REDDY [LAWS(SC)-2022-8-62] [REFERRED TO]
SHAFEEQ AHMED VS. MANAGING COMMITTEE MOSQUE BEE SAHEBA [LAWS(TLNG)-2022-10-64] [REFERRED TO]
BHARAT SANCHAR NIGAM LTD. VS. NITA SHARAN SINHA [LAWS(PAT)-2022-6-25] [REFERRED TO]
ORISSA EXPLOSIVE PVT. LTD. AND ORS. VS. STATE BANK OF INDIA AND ANR. [LAWS(ORI)-2008-9-101] [REFERRED TO]
DEBARCHAN MAHANANDIA VS. STATE OF ORISSA [LAWS(ORI)-2014-10-8] [REFERRED TO]
VIJAY KUMAR VS. TRAVANCORE DEVASWOM BOARD-TDB [LAWS(KER)-2022-8-319] [REFERRED TO]
CENTRAL ELECTRICITY SUPPLY COMPANY OF ORISSA LTD AND OTHERS VS. PRAMOD KUMAR SWAIN [LAWS(ORI)-2018-6-29] [REFERRED TO]
SATYANARAYAN & ANOTHER VS. INDARSINGH & OTHERS [LAWS(MPH)-2014-1-205] [REFERRED TO]
EKTA AGARWAL VS. ALINDRA CHANDRA [LAWS(ALL)-2020-2-61] [REFERRED TO]
NARESH VS. BOARD OF REVENUE U.P. ALLAHABAD [LAWS(ALL)-2021-10-130] [REFERRED TO]
HINDUSTAN ISPAT PRIVATE LIMITED VS. THE COMMERCIAL TAX OFFICER, JUBILEE HILLS, HYDERABAD AND ORS. [LAWS(APH)-2015-11-20] [REFERRED TO]
MUZAMIL AFZAL RESHI VS. STATE OF J AND K AND OTHERS [LAWS(J&K)-2013-3-50] [REFERRED]
STATE OF J&K VS. GHULAM HASSAN DAR [LAWS(J&K)-2019-5-119] [REFERRED TO]
MUKHTAR AHMAD BHAT VS. STATE OF JK [LAWS(J&K)-2019-11-43] [REFERRED TO]
RAKSHIT NATWARLAL PATEL VS. TUSHAR NATWARLAL PATEL [LAWS(GJH)-2015-9-238] [REFERRED]
N.S. ATWAL VS. JINDAL STEEL & POWER LTD [LAWS(DLH)-2011-1-404] [REFERRED TO]
STATE OF ASSAM VS. VICKY KUMAR PATEL [LAWS(GAU)-2020-12-18] [REFERRED TO]
DEVENDRA KUMAR KHARE VS. STATE OF U P & ANOTHER [LAWS(ALL)-2018-3-234] [REFERRED TO]
R. VENKATESAN VS. THE SECRETARY TO GOVERNMENT [LAWS(MAD)-2014-10-255] [REFERRED TO]
GULAB THAKUR VS. CHET RAM [LAWS(HPH)-2023-5-97] [REFERRED TO]
TUKOJIRAO PUAR AND ORS. VS. THE BOARD OF REVENUE AND ORS. [LAWS(MPH)-2020-7-351] [REFERRED TO]
AKSHAYA KUMAR MOHAPATRA VS. STATE OF ORISSA [LAWS(ORI)-2010-5-74] [REFERRED TO]
K KANNAPPAN VS. C S SELVARAJ [LAWS(MAD)-2007-8-243] [REFERRED TO]
MOHAMMAD JAMAL SHERGUJRI VS. STATE OF JK AND OTHERS [LAWS(J&K)-2018-8-62] [REFERRED TO]
SHERVANI ZAKIRA KHANAM AND ORS VS. UNION OF INDIA AND ORS [LAWS(APH)-2016-9-82] [REFERRED TO]
STATE OF U.P. VS. MANOJ KUMAR [LAWS(ALL)-2021-7-52] [REFERRED TO]
SIEMENS LIMITED VS. MADHYANCHAL VIDYUT VITRAN NIGAM LTD. [LAWS(ALL)-2021-1-129] [REFERRED TO]
CHANDRA DICKSHIT VS. SMART BUILDERS [LAWS(ALL)-2008-1-239] [REFERRED TO]
PRAFULLA DEVIDAS KHAPARDE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2008-4-302] [REFERRED]
ANTIKEROS SHIPPING CORPORATION VS. ADANI ENTERPRISES LIMITED [LAWS(BOM)-2020-2-31] [REFERRED TO]
PRESTIGE FEEDMILLS LTD. VS. K.N. RESOURCES [LAWS(MPH)-2022-8-29] [REFERRED TO]
PUSHPALATA JAIN VS. RAJ ENTERPRISES [LAWS(MPH)-2020-5-148] [REFERRED TO]
TAMILNADU TERMINATED FULL TIME TEMPORARY LIC EMPLOYEES ASSOCIATION VS. S.K. ROY, THE CHAIRMAN, LIFE INSURANCE CORPORATION OF INDIA & ANR. [LAWS(SC)-2016-8-11] [REFERRED TO]
MR. NAR BAHADUR KHATIWADA VS. STATE OF SIKKIM [LAWS(SIK)-2017-12-1] [REFERRED TO]
GAURI SHANKAR INDANE SERVICE KUCHAIKOTE, DISTRICT VS. INDIAN OIL CORPORATION LIMITED [LAWS(PAT)-2022-11-100] [REFERRED TO]
SURESH KUMAR AGARWAL VS. BIMALA BHUE AND OTHERS [LAWS(ORI)-2017-11-51] [REFERRED TO]
Sankar Das VS. Paradeep Phosphates Ltd. [LAWS(ORI)-2009-9-18] [REFERRED TO]
LILI BEHERA VS. PREMALATA MALLICK [LAWS(ORI)-2010-5-30] [REFERRED TO]
DR. RAJASRI BHATTACHARYYA VS. CENTRAL ADMINISTRATIVE TRIBUNAL [LAWS(P&H)-2017-9-251] [REFERRED TO]
LARSEN AND TOUBRO LTD VS. STATE OF ORISSA [LAWS(ORI)-2011-3-12] [REFERRED TO]
GOLD STAR GREEN SEEDS PVT.LTD. VS. STATE OF U.P. [LAWS(ALL)-2020-8-15] [REFERRED TO]
WING CDR SURENDRA NATH AGNIHOTRI VS. NEW OLKHLA INDUSTRIAL DEVELOPMENT AUTHORITY [LAWS(ALL)-2014-3-352] [REFERRED TO]
MAHINDRA & MAHINDRA LIMITED VS. UNION OF INDIA [LAWS(BOM)-2015-4-342] [REFERRED TO]
MANISH ENGINEERING ENTERPRISES VS. MANAGING DIRECTOR [LAWS(ALL)-2008-1-204] [REFERRED TO]
KERALA TABLE TENNIS ASSOCIATION VS. TABLE TENNIS FEDERATION OF INDIA [LAWS(KER)-2020-5-18] [REFERRED TO]
GHULAM MOHI-U VS. STATE OF J & K [LAWS(J&K)-2019-6-28] [REFERRED TO]
CENTRAL BOARD OF DIRECT TAXES VS. ANURADHA GOYAL [LAWS(KAR)-2022-4-145] [REFERRED TO]
DEPUTY COMMISSIONER VS. S.V. GLOBAL MILL LIMITED [LAWS(KAR)-2022-10-546] [REFERRED TO]


JUDGEMENT

C. K. Thakker, J. - (1.)The present review petition is filed against an order dated January 31, 2006 passed in Arbitration Petition No. 1 of 2005, in Shin Satellite Public Co. Ltd. vs. M/s. Jain Studios Ltd., (2006) 2 SCC 628. The prayer is to review the said order and restore the Arbitration Petition to the file for reconsideration. A further prayer is made to permit the applicant to nominate Honble Mr. Justice Satpal, Retd. Judge, High Court of Punjab and Haryana as one of the arbitrators.
(2.)Notice was issued by me on May 4, 2006 by making it returnable on May 11, 2006. On returnable date, the parties were heard.
(3.)It is not necessary to narrate the facts in detail in the present review petition since they had been stated in the main order. It was submitted by the learned counsel for the applicant that there were two obvious errors in the order wherein it was observed as if the applicant (respondent in the Arbitration Petition) submitted that arbitration may be held in London or in Singapore where arbitration proceedings were going on between the parties and the applicant had no objection if the matter was referred to arbitration in London or in Singapore.


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