JINDAL VIJAYANAGAR STEEL ALIAS JSW STEEL LTD Vs. JINDAL PRAXAIR OXYGEN COMPANY LTD
LAWS(SC)-2006-8-51
SUPREME COURT OF INDIA (FROM: BOMBAY)
Decided on August 29,2006

JINDAL VIJAYANAGAR STEEL (JSW STEEL LTD.) Appellant
VERSUS
JINDAL PRAXAIR OXYGEN COMPANY LTD. Respondents





Cited Judgements :-

ADMINISTRATOR AQUAF ISLAMIA WAKAF VS. R S CONSTRUCTION ENGINEERS [LAWS(J&K)-2012-4-3] [REFERRED TO]
TRANSPARENT ENERGY SYSTEMS PVT LTD , PUNE VS. CHETTINAD CEMENT CORPORATION LTD , CHENNAI AND ANOTHER [LAWS(KAR)-2017-4-142] [REFERRED TO]
TRFI INVESTMENT PVT LTD VS. PISCES PORTFOLIOS PVT LTD [LAWS(CAL)-2010-11-49] [REFERRED TO]
KPL INTERNATIONAL LIMITED VS. API INDUSTRIES PRIVATE LIMITED [LAWS(BOM)-2015-8-51] [REFERRED TO]
BANK OF NEW YORK MELLON VS. ZENITH INFOTECH LIMITED [LAWS(BOM)-2014-4-52] [REFERRED TO]
INDRAPRASTHA POWER GENERATION COMPANY LTD VS. RAMA KANT SHARMA [LAWS(DLH)-2013-1-189] [REFERRED TO]
MIKUNI CORPORATION VS. UCAL FUEL SYSTEMS LIMITED [LAWS(DLH)-2008-1-119] [REFERRED TO]
ASHA BHALCHANDRA JOSHI VS. NATIONAL INSURANCE CO LTD [LAWS(BOM)-2007-12-69] [REFERRED TO]
JOINDRE CAPITAL SERVICES LTD VS. SANTOSH JAIN [LAWS(BOM)-2009-12-206] [REFERRED TO]
M/S.BLACK TICKET FILMS VS. MR.WALTER PHILIP [LAWS(BOM)-2017-7-39] [REFERRED TO]
T. PALANIAPPAN VS. CITY UNION BANK LTD. [LAWS(MAD)-2016-6-104] [REFERRED TO]
DCW LIMITED; NATIONAL INSURANCE COMPANY LTD VS. SOUTH INDIA CORPORATION LTD [LAWS(MAD)-2012-6-445] [REFERRED]
ADANI POWER LIMITED VS. UTTAR HARYANA BIJLI VIDYUT NIGAM LTD., DAKSHIN HARYANA BIJLI VIDYUT NIGAM LTD. AND GUJARAT URJA VIKAS NIGAM LTD. [LAWS(APTE)-2012-10-26] [REFERRED TO]
L & T FINANCE LIMITED VS. SAUMYA MINING LTD. [LAWS(BOM)-2014-7-29] [REFERRED TO]
NATIONAL HIGHWAYS AUTHORITY OF INDIA VS. SPCL-IVRCL [LAWS(DLH)-2008-5-62] [REFERRED TO]
PRINCE MARINE TRANSPORT SERVICES PVT. LTD. VS. MINESCAPE MINERALS PVT. LTD. [LAWS(BOM)-2016-3-112] [REFERRED TO]
INDRAPRASTHA POWER GENERATION COMPANY LTD VS. RAMA KANT SHARMA [LAWS(DLH)-2013-12-259] [REFERRED TO]
STATE OF WEST BENGAL VS. ASSOCIATED CONTRACTORS [LAWS(SC)-2014-9-32] [REFERRED TO]
BHANDARI UDYOG LIMITED VS. INDUSTRIAL FACILITATION COUNCIL [LAWS(BOM)-2013-11-38] [REFERRED TO]
DEVENDRA SHANTILAL KOTHARI VS. MOTHER INDIA SECURITIES PVT LTD [LAWS(BOM)-2012-3-126] [REFERRED TO]
SREI EQUIPMENT FINANCE PRIVATE LIMITED VS. KHYODA APIK [LAWS(CAL)-2011-5-30] [REFERRED TO]
GUJARAT JHM HOTELS LTD. VS. RAJASTHALI RESORTS AND STUDIOS LIMITED [LAWS(DLH)-2023-1-210] [REFERRED TO]
V SEKAR VS. AKASH HOUSING [LAWS(MAD)-2011-3-217] [REFFERED TO]
THE STATE OF JHARKHAND & ORS. VS. M/S HINDUSTAN CONSTRUCTION CO. LTD. [LAWS(SC)-2017-12-47] [REFERRED TO]
NATIONAL PROJECTS CONSTRUCTION CORPORATION LTD. (IN SHORT NPCC) VS. THE STATE OF TRIPURA AND ORS. [LAWS(TRIP)-2015-3-9] [REFERRED TO]
MOHANNAKUMARAN NAIR VS. VIJAYAKUMARAN NAIR [LAWS(SC)-2007-10-49] [REFERRED TO]
GARLAPATI RAMANIAH NAIDU VS. L AND T FINANCE LTD [LAWS(MAD)-2012-2-522] [REFERRED TO]
PROGRESSIVE CONSTRUCTION LTD VS. LOUIS BERGER GROUP INC [LAWS(APH)-2011-11-1] [REFERRED TO]
DEVI PRASAD VS. MUNNI LAL [LAWS(ALL)-2016-5-591] [REFERRED]
RANDHIR SINGH BHUTORIA VS. FOOD CORPORATION OF INDIA [LAWS(CAL)-2015-2-1] [REFERRED TO]
DINESH SAMANTA VS. PRODIP KUMAR SAU [LAWS(CAL)-2011-11-66] [REFERRED TO]
NETWORTH STOCK BROKING LTD VS. MADHAVA RAO NADELLA [LAWS(BOM)-2009-11-58] [REFERRED TO]
DYNASTY DEVELOPERS PRIVATE LIMITED VS. JUMBO WORLD HOLDINGS LIMITED [LAWS(MAD)-2008-1-280] [REFERRED TO]
MUTHOOT VEHICLE AND ASSET FINANCE LTD VS. GOPALAN KUTTAPPAN [LAWS(KER)-2009-9-2] [REFERRED TO]
NKC PROJECTS PVT LTD VS. UTILITY ENERGY TECH AND ENGINEERS PVT LTD [LAWS(ALL)-2009-3-144] [REFERRED TO]
EAST WEST RESCUE PVT LTD VS. NARENDER SINGH [LAWS(DLH)-2008-8-267] [REFERRED TO]
TRAMMO DMCC (FORMERLY KNOWN AS TRANSAMMONIA) DMCC VS. NAGARJUNA FERTILIZERS AND CHEMICALS LTD. [LAWS(BOM)-2017-10-229] [REFERRED TO]
NIVARAN SOLUTIONS & ORS. VS. AURA THIA SPA SERVICES PVT. LTD. & ANR. [LAWS(BOM)-2016-5-76] [REFERRED TO]
INDIA CEMENT CAPITAL LIMITED VS. AUTO PINS LTD [LAWS(MAD)-2013-3-222] [REFERRED TO]
MUKESH VS. STATE [LAWS(DLH)-2008-8-100] [REFERRED TO]
PACIFIC BASIN IHX UK LTD VS. ASHAPURA MINECHEM LTD [LAWS(BOM)-2010-12-59] [REFERRED TO]
SUMMIT PARTNERS L.P. VS. BANK OF NEW YORK MELLON [LAWS(BOM)-2014-7-149] [REFERRED TO]
KONE ELEVATOR INDIA PVT LTD VS. INDO PACIFIC SOFTWARE AND ENTERTAINMENT LTD [LAWS(MAD)-2008-9-262] [REFERRED TO]
POTLABATHUNI SRIKANTH VS. SHRIRAM CITY UNION FINANCE LIMITED [LAWS(APH)-2015-10-8] [REFERRED TO]
M/S. DELTON ELECTRICALS VS. MAHARASHTRA STATE ELECTRICITY DISTRIBUTION COMPANY LIMITED [LAWS(BOM)-2017-8-207] [REFERRED TO]
I O C LTD VS. DURGA ROADLINES HARISH CHANDULAL THACKER [LAWS(GJH)-2012-5-153] [RELIED ON]
BANARAS AUTO TRADERS AND ORS. VS. RELIANCE WEB STORES LTD. AND ORS. [LAWS(ALL)-2014-11-288] [REFERRED TO]
SOUTH INDIAN BANK LTD VS. M M T C LTD [LAWS(MAD)-2007-7-379] [REFERRED TO]
UNION OF INDIA VS. SARAVANA CONSTRUCTION PRIVATE LIMITED [LAWS(MAD)-2009-7-721] [REFERRED TO]
WELSPUN ENTERPRISES LIMITED VS. RAVI INFRABUILD PROJECTS PVT. LTD [LAWS(RAJ)-2023-3-140] [REFERRED TO]


JUDGEMENT

- (1.)Leave granted.
(2.)The above appeal was filed by the appellant seeking special leave to appeal against the final order dated 02.03.2006 passed by the High Court of Bombay in Arbitration Petition No. 459 of 2004. By the said order, the High Court, according to the appellant, has wrongly assumed jurisdiction to entertain petitions under Section 9 of the Arbitration and Conciliation Act, 1996 (hereinafter referred to as 'the Act') despite holding that the entire cause of action has arisen outside its territorial jurisdiction.
(3.)In other words, the appellant seek to impugn the judgment dated 02.03.2006 whereby the High Court has held that jurisdiction of the Court under the provisions of the Arbitration Act may be assumed by a Court exercising jurisdiction in a place where no part of the cause of action has arisen, if the respondent being a Company has a Corporate Office at the place where the Court is moved.


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