PREMJEET SINGH PATHEJA Vs. IDS LTD
LAWS(SC)-2006-10-62
SUPREME COURT OF INDIA (FROM: BOMBAY)
Decided on October 31,2006

PARAMJEET SINGH PATHEJA Appellant
VERSUS
ICDS LTD. Respondents





Cited Judgements :-

RMI STEELS LTD VS. ASST LABOUR COMMISSIONER [LAWS(UTN)-2009-7-8] [REFERRED TO]
ENFORCEMENT DIRECTORATE VS. T.T.V. DHINAKARAN [LAWS(MAD)-2023-10-57] [REFERRED TO]
BSES RAJDHANI POWER LTD VS. STATE N C T OF DELHI [LAWS(DLH)-2010-11-191] [REFERRED TO]
P.UMA MAHESWARA SASTRY VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2021-10-60] [REFERRED TO]
GOYAL MG GASES PVT LTD VS. SBQ STEELS LTD [LAWS(DLH)-2016-8-535] [REFERRED]
S SIVAGAMIAMMAL VS. SAGAR CONSTRUCTIONS [LAWS(MAD)-2008-9-49] [REFERRED TO]
YEHUDHA SILBERBERG LTD VS. PREMIER POLY WEAVES LTD [LAWS(MAD)-2010-7-2] [FOLLOWED]
INDUSIND BANK LIMITED VS. RAJESH DAYAL AND ORS. [LAWS(JHAR)-2015-8-98] [REFERRED TO]
A MANOHAR PRASAD VS. KOTAK MAHINDRA BANK LTD [LAWS(MAD)-2012-7-407] [REFERRED TO]
JEHANGIR D MEHTA VS. REAL NAYAK SAKH SAHKARI MARYADIT AND ANOTHER [LAWS(MPH)-2018-9-7] [REFERRED TO]
SREI EQUIPMENT AND FINANCE PVT. LTD. VS. KHYODA APIK AND ORS. [LAWS(CAL)-2016-5-113] [REFERRED TO]
TATA CAPITAL FINANCIAL SERVICES LIMITED VS. RAMASARUP INDUSTRIES LIMITED [LAWS(BOM)-2013-2-72] [REFERRED TO]
JAYANTILAL KHANDWALA VS. NEEBHA KAPOOR [LAWS(BOM)-2010-9-39] [REFERRED TO]
MUKESH BHAVARLAL BHANDARI VS. UCO BANK [LAWS(GJH)-2016-2-235] [REFERRED TO]
SMT. SUSHILA SINGHANIA AND ORS. VS. BHARAT HARI SINGHANIA AND ORS. [LAWS(BOM)-2017-3-102] [REFERRED TO]
KLA CONST TECHNOLOGIES PVT LTD VS. EMBASSY OF ISLAMIC REPUBLIC OF AFGHANISTAN [LAWS(DLH)-2021-6-86] [REFERRED TO]
R SWARUP REDDY VS. KOTAK MAHINDRA BANK LTD [LAWS(MAD)-2009-9-396] [FOLLOWED ON]
HDFC BANK LTD VS. KISHORE K MEHTA [LAWS(BOM)-2008-6-57] [REFERRED TO]
IN RE RAM AVATAR KUNJILAL GUPTA VS. SANJAY RAMAVATAR GUPTA [LAWS(BOM)-2009-1-242] [REFERRED]
L & T FINANCE LTD. VS. RAM CHANDRA KARMALI AND ORS. [LAWS(JHAR)-2015-8-27] [REFERRED TO]
OM PRAKASH PARASRAMPURIA AND ORS. VS. UNION OF INDIA AND ORS. [LAWS(DLH)-2016-3-9] [REFERRED TO]
HDFC BANK LIMITED VS. BHAGWANDAS AUTO FINANCE LIMITED [LAWS(CAL)-2009-12-123] [REFERRED]
M/S. MAGMA LEASING LTD. VS. BADRI VISHAL [LAWS(ALL)-2021-11-58] [REFERRED TO]
SANWAL COAL CARRIERS VS. WESTERN COALFIELDS LIMITED [LAWS(BOM)-2010-8-23] [REFERRED TO]
AKSHAY D. THAKKAR VS. KOTAK MAHINDRA BANK LIMITED [LAWS(BOM)-2021-3-192] [REFERRED TO]
DELHI DEVELOPMENT AUTHORITY VS. ASHOK KUMAR [LAWS(DLH)-2019-8-83] [REFERRED TO]
ADITYA FUELS LTD VS. BILT CHEMICALS LTD [LAWS(GJH)-2007-1-54] [RELIED ON]
AMAZON.COM NV INVESTMENT HOLDINGS LLC VS. FUTURE RETAIL LIMITED [LAWS(SC)-2021-8-12] [REFERRED TO]
SABARMATI GAS LIMITED VS. SHAH ALLOYS LIMITED [LAWS(SC)-2023-1-7] [REFERRED TO]
RAJASTHAN STATE INDUSTRIAL DEVELOPMENT VS. DIAMOND AND GEM DEVELOPMENT CORPORATION LTD [LAWS(SC)-2013-2-19] [REFERRED TO]
SURESH MANHARLAL MEHTA VS. ICDS LTD [LAWS(BOM)-2009-4-180] [REFERRED TO]
KISHORE K MEHETA VS. HDFC BANK [LAWS(BOM)-2007-9-160] [REFERRED TO]
MAHARASHTRA INDUSTRIES DEVELOPMENT CORPORATION VS. GOVARDHANI CONSTRUCTIONS COMPANY [LAWS(BOM)-2007-3-155] [REFERRED TO]
GUJARAT JHM HOTELS LTD. VS. RAJASTHALI RESORTS AND STUDIOS LIMITED [LAWS(DLH)-2023-1-210] [REFERRED TO]
NATIONAL THERMAL POWER CORPORATION LTD (NTPC) VS. NAVAYUGA ENGINEERING COMPANY LTD (NECL) [LAWS(DLH)-2018-6-2] [REFERRED TO]
THE STATE TRADING CORPORATION OF INDIA LTD. VS. GLOBAL STEEL HOLDINGS LIMITED AND ORS. [LAWS(DLH)-2015-3-74] [REFERRED TO]
GEMINI BAY TRANSCRIPTION PRIVATE LTD. VS. INTEGRATED SALES SERVICE LTD. [LAWS(BOM)-2018-2-123] [REFERRED TO]
YOGENDRA N THAKKAR VS. VINAY BALSE [LAWS(BOM)-2018-6-76] [REFERRED TO]
INDIA OIL CORPORATION LTD. VS. COMMERCIAL COURT [LAWS(ALL)-2023-9-19] [REFERRED TO]
SUPERTECH LTD VS. SUBRAT SEN [LAWS(ALL)-2018-10-36] [REFERRED TO]
LAKHAMRAJU SUJATHA VS. YUVARAJ FINANCE PVT LTD [LAWS(APH)-2009-11-11] [REFERRED TO]
PASCHIM PETROCHAM LTD VS. AUTHORISED OFFICER KOTAK MAHINDRA BANK LTD [LAWS(GJH)-2010-1-63] [REFERRED TO]
RAMAVATAR KUNJILAL GUPTA AND SANJAY RAMAVATAR GUPTA VS. SICOM LTD [LAWS(BOM)-2009-1-146] [REFERRED TO]
HINDUSTAN ZINC LTD. VS. NATIONAL RESEARCH DEVELOPMENT CORPORATION [LAWS(DLH)-2023-1-209] [REFERRED TO]
HEALERS LAB VS. MADHYA PRADESH PUBLIC HEALTH SERVICES CORPORATION LTD. [LAWS(MPH)-2020-10-186] [REFERRED TO]
A.K. MOHTA VS. KARNATAKA STATE FINANCIAL CORPORATION AND ORS. [LAWS(KAR)-2015-10-92] [REFERRED TO]
INDORE DEVELOPMENT AUTHORITY VS. MANOHARLAL ETC. [LAWS(SC)-2020-3-83] [REFERRED TO]
GOVERNMENT OF INDIA VS. VEDANTA LIMITED (FORMERLY CAIRN INDIA LTD.) [LAWS(SC)-2020-9-31] [REFERRED TO]
ZENITH STEEL TUBES AND INDUSTRIES LTD VS. SICOM LIMITED [LAWS(SC)-2007-11-73] [REFERRED TO]
KOTAK MAHINDRA BANK LIMITED VS. A. BALAKRISHNAN [LAWS(SC)-2022-5-115] [REFERRED TO]
KANPUR JAL SANSTHAN VS. M/S. BAPU CONSTRUCTION [LAWS(SC)-2014-1-75] [REFERRED TO]
KASHIPUR SUGAR MILLS LTD VS. STATE OF UTTARAKHAND [LAWS(UTN)-2012-9-2] [REFERRED TO]
KOTAK MAHINDRA BANK VS. MORBITS TECHNOLOGIES [LAWS(KER)-2023-1-214] [REFERRED TO]
PML INDUSTRIES LIMITED VS. N S KANG, SOLE ARBITRATOR AND ANOTHER [LAWS(P&H)-2010-4-544] [REFERRED]
D.K. CHEMICALS LTD VS. RANA MAHENDRA PAPERS LTD [LAWS(P&H)-2009-2-104] [REFERRED TO]
ANGLE INFRASTRUCTURE PVT. LTD. VS. ASHOK MANCHANDA AND ORS. [LAWS(DLH)-2016-3-90] [REFERRED TO]
ANKUR DRUGS AND PHARMA LTD. AND ORS. VS. S.E. INVESTMENT LIMITED [LAWS(DLH)-2015-2-324] [REFERRED TO]
MSTC LTD VS. MEHERKIRAN ENTERPRISES LTD [LAWS(CAL)-2016-8-62] [REFERRED TO]
FINGERTIPS SOLUTIONS PVT. LTD. VS. DHANASHREE ELECTRONICS LIMITED [LAWS(CAL)-2016-4-75] [REFERRED TO]
ICDS LIMITED VS. STATE [LAWS(BOM)-2009-4-156] [REFERRED TO]
L & T FINANCE LTD. VS. RADHEY SHYAM SAHU AND ORS. [LAWS(JHAR)-2015-3-68] [REFERRED TO]
SALEM TEXTILES LIMITED VS. AUTHORIZED OFFICER, M/S.PHOENIX ARC PRIVATE LTD [LAWS(MAD)-2013-4-72] [REFERRED TO]
VIKRAM SABOO AND ORS. VS. SICOM LTD. [LAWS(BOM)-2015-7-108] [REFERRED TO]
EITZEN BULK VS. ASHAPURA MINECHEM LTD. [LAWS(BOM)-2015-12-4] [REFERRED TO]
BSES RAJDHANI POWER LTD VS. STATE N C T OF DELHI [LAWS(DLH)-2009-11-145] [REFERRED TO]
SUDHIR SHARMA VS. NATIONAL GANDHI MUSEUM [LAWS(DLH)-2009-8-127] [REFERRED TO]
UTKARSH APPARELS & ANOTHER VS. WINNSOME TEXTILES INDUSTRIES LTD [LAWS(HPH)-2017-8-39] [REFERRED TO]
STAR INDIA PRIVATE LIMITED VS. DEPARTMENT OF INDUSTRIAL POLICY AND PROMOTION [LAWS(MAD)-2018-5-47] [REFERRED TO]
SHRI GOURI GANESH SHRI BALAJI CONSTRUCTIONS VS. EXECUTIVE ENGINEER, PWD [LAWS(MPH)-2018-5-164] [REFERRED TO]
SALEM TEXTILES LTD VS. SIMPSON AND GENERAL FINANCE CO LTD [LAWS(MAD)-2011-4-147] [REFERRED TO]
INDORE DEVELOPMENT AUTHORITY VS. SHAILENDRA [LAWS(SC)-2018-2-88] [REFERRED TO]
RAJENDRA KAMAL VS. A.B.M. DEVELOPERS (P) LTD. AND ORS. [LAWS(PAT)-2015-10-16] [REFERRED TO]
C. MOHAN RAM VS. VENTURE EAST PROACTIVE FUND LLC AND ORS. [LAWS(MAD)-2015-8-149] [REFERRED TO]
M/S UMESH GOEL VS. HIMACHAL PRADESH COOPERATIVE GROUP HOUSING SOCIETY LTD. [LAWS(SC)-2016-6-18] [REFERRED TO]
LEELA HOTELS LTD VS. HOUSING AND URBAN DEVELOPMENT CORPORATION LTD [LAWS(SC)-2011-11-12] [REFERRED TO]
D M SRIPATHY VS. B S RAMACHANDRAN [LAWS(MAD)-2013-7-259] [REFERRED TO]
THE STATE OF BIHAR VS. SURENDRA SINGH [LAWS(PAT)-2017-2-74] [REFERRED TO]
AWASTHI CONSTRUCTION CO. VS. GOVT. OF NCT OF DELHI & ANR. [LAWS(DLH)-2012-10-325] [REFERRED TO]
ARAVALI INFRAPOWER LTD. VS. MICHIGAN ENGINEERS PVT. LTD. AND ORS. [LAWS(DLH)-2016-1-326] [REFERRED TO]
MOREPEN LABORATORIES LTD VS. MORGAN SECURITIES AND CREDITS PVT LTD [LAWS(DLH)-2008-8-16] [REFERRED TO]
M L LAKHANPAL VS. DARSHAN LAL [LAWS(DLH)-2018-1-459] [REFERRED TO]
SANJAY AGARWAL VS. RAHUL AGARWAL [LAWS(ALL)-2024-1-16] [REFERRED TO]
BHARAT PUMPS AND COMPRESSORS LTD VS. CHOPRA FABRICATORS AND MANUFACTURERS PVT. LTD [LAWS(ALL)-2022-5-29] [REFERRED TO]


JUDGEMENT

Dr. A. R. Lakshmanan, J. - (1.)This appeal was filed against the impugned interlocutory judgment and order dated 19-3-2003 passed in Notice of Motion No. 72/2002 in Notice No. 180 of 2001 by the High Court of Judicature at Bombay whereby the reference made by the learned single Judge with regard to the question of law was answered against the appellant herein.
(2.)The appellant herein is Paramjeet Singh Patheja (guarantor), judgment debtor and the respondent is ICDS Ltd., a Company incorporated under the provisions of the Companies Act, 1956.
(3.)On 30-10-1998 the said company was registered with the Board of Industrial Financial Reconstruction (BIFR) under the provisions of the Sick Industrial Companies (Special Provisions) Act, 1995. The appellant was a party to arbitration proceedings initiated by the respondents to recover amounts alleged to be due and payable from one Patheja Forgings and Auto Parts Manufactures Ltd. (hereinafter referred to as the company). The appellant was sought to be sued in his purported capacity as guarantor of the dues of the said company.


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.