STATE OF GOA Vs. WESTERN BUILDERS
LAWS(SC)-2006-7-117
SUPREME COURT OF INDIA
Decided on July 05,2006

STATE OF GOA Appellant
VERSUS
WESTERN BUILDERS Respondents





Cited Judgements :-

SESH NATH SINGH VS. BAIDYABATI SHEORAPHULI CO-OPERATIVE BANK LTD [LAWS(SC)-2021-3-60] [REFERRED TO]
CONSOLIDATED ENGINEERING ENTERPRISES VS. PRINCIPAL SECRETARY [LAWS(SC)-2008-4-71] [REFERRED TO]
M/S. FREIGHT CARRIERS (INDIA) PVT. LTD. VS. UNION OF INDIA & ORS. [LAWS(GAU)-2009-11-71] [REFERRED TO]
K RAMA MURTHY VS. A RAMASWAMY [LAWS(APH)-2007-9-100] [REFERRED TO]
VISHWA NATH AGRAWAL VS. SATYAWATI DEVI [LAWS(DLH)-2007-9-335] [REFERRED TO]
NAVSARI PEOPLES CO-OPERATIVE BANK LTD. VS. NATIONAL STOCK EXCHANGE OF INDIA LTD. [LAWS(BOM)-2010-3-294] [REFERRED TO]
ISLAMUDDIN VS. UMESH CHANDRA TIWARI [LAWS(ALL)-2009-7-136] [REFERRED TO]
SUKUMAR MUKHERJEE VS. MEDICAL COUNCIL OF INDIA [LAWS(CAL)-2014-8-18] [REFERRED TO]
ANILKUMAR JINABHAI PATEL VS. PRAVINCHANDRA JINABHAI PATEL [LAWS(BOM)-2007-2-46] [REFERRED TO]
RAMDEOBABA CHARITABLE SOCIETY VS. CHIEF OFFICER, NARKHED MUNICIPAL COUNCIL NARKHED, TQ NARKHED, DISTT NAGPUR [LAWS(BOM)-2018-7-203] [REFERRED TO]
PRAKASH VS. CHALISGAON EDUCATION SOCIETY [LAWS(BOM)-2021-11-150] [REFERRED TO]
UNION OF INDIA VS. GUJARAT STATE ELECTRICITY CORPORATION LIMITED [LAWS(GJH)-2016-10-13] [REFERRED TO]
FARM FRESH FOOD PVT LTD VS. HIMACHAL PRADESH STATE ELECTRICITY BOARD LIMITED [LAWS(HPH)-2017-5-68] [REFERRED TO]
AJMER VIDYUT VITRAN NIGAM LTD VS. BANSAL GENERATION LTD [LAWS(HPH)-2023-9-43] [REFERRED TO]
VIKRAM MEHRA VS. DEBTS RECOVERY TRIBUNAL, CHANDIGARH [LAWS(P&H)-2020-1-321] [REFERRED TO]
KISHOR R PIPALIA VS. STATE OF GUJARAT AND ORS [LAWS(GJH)-2013-6-383] [REFERRED TO]
SONIA OVERSEAS PVT. LTD. VS. UNION OF INDIA AND ORS. [LAWS(P&H)-2014-9-61] [REFERRED TO]
UDAYANATH AUTONOMOUS COLLEGE OF SCIENCE & TECHNOLOGY, ADASPUR, CUTTACK VS. REGIONAL PROVIDENT FUND COMMISSIONER, ORISSA AND OTHERS [LAWS(ORI)-2017-7-78] [REFERRED TO]
UNION OF INDIA VS. BHAVNA ENGINEERING COMPANY [LAWS(SC)-2006-9-135] [REFERRED TO]
KETAN V PAREKH VS. SPECIAL DIRECTOR DIRECTORATE OF ENFORCEMENT [LAWS(SC)-2011-11-53] [REFERRED TO]
UNION OF INDIA VS. SHRING CONSTRUCTION COMPANY PVT LTD [LAWS(SC)-2006-10-80] [REFERRED TO]
RAJ KUMAR BAPNA VS. M/S. STORE ONE RETAIL INDIA LIMITED [LAWS(RAJ)-2017-4-82] [REFERRED TO]
STATE OF J&K VS. ADIL CONSTRUCTION CO. [LAWS(J&K)-2015-12-62] [REFERRED TO]
THE STATE OF TAMIL NADU REP BY THE SUPERINTENDING ENGINEER, PUBLIC WORKS DEPARTMENT/W R O AND THE EXECUTIVE ENGINEER, PUBLIC WORKS DEPARTMENT/W R O , PERIYAR DAM SPECIAL DIVISION VS. ER SUNDARAM [LAWS(MAD)-2009-7-876] [REFERRED]
REGISTRAR OF COMPANIES U.P. AND UTTARANCHAL VS. KULWANT SINGH, EX DIRECTOR AND OTHERS [LAWS(ALL)-2007-3-393] [REFERRED TO]
BLESS BAMON VS. STATE OF MEGHALAYA [LAWS(GAU)-2007-6-45] [REFERRED TO]
E-SQUARE LEISURE PVT. LTD VS. K.K.DANI CONSULTANTS [LAWS(BOM)-2013-2-8] [REFERRED TO]
PREMLAXMI AND CO. VS. KONKAN RAILWAY CORPORATION LTD [LAWS(BOM)-2012-10-168] [REFERRED TO]
M/S. ARIHANT TRADING COMPANY VS. ARBITRATOR CUM REGISTRAR [LAWS(RAJ)-2017-8-141] [REFERRED TO]
SATEESH BHIMARAO KAMBLE VS. DEPUTY COMMISSIONER [LAWS(KAR)-2012-10-78] [REFERRED TO]
CHIEF ENGINEER OF B P D P REO VS. SCOOT WILSON KIRKPATRIK INDIA PVT LTD [LAWS(JHAR)-2007-3-1] [REFERRED TO]
M/S ADIL CONSTRUCTIONS COMPANY VS. STATE OF J&K AND ANOTHER [LAWS(J&K)-2017-7-45] [REFERRED TO]
NATIONAL BUILDING CONSTRUCTION CORPORATION LTD. VS. SHARMA ENTERPRISES [LAWS(DLH)-2024-2-92] [REFERRED TO]
DARBARI INDUSTRIES VS. PRESIDENT OF INDIA [LAWS(CAL)-2008-12-5] [REFERRED TO]
MODTECH FURNITURE PRIVATE LTD VS. NCUBE PLANNING DESIGN PRIVATE [LAWS(DLH)-2020-6-10] [REFERRED TO]
CENTRAL WAREHOUSING CORPORATION VS. VARDHAMAN PRECISION PROFILES AND TUBES PVT LTD [LAWS(DLH)-2014-12-523] [REFERRED]
GOVT MEDICAL STORES DEPOT, UOI VS. CENTURION LABORATORIES [LAWS(DLH)-2013-3-379] [REFERRED]
GULBARGA UNIVERSITY VS. MALLIKARJUN S KODAGALI [LAWS(SC)-2008-8-13] [REFERRED TO]
UNION OF INDIA VS. RAMA CONTRACTOR [LAWS(DLH)-2021-9-271] [REFERRED TO]
BIPINCHANDRA VINODRAI DOSHI VS. PRATAPRAJ GAURISHANKAR TRIVEDI [LAWS(GJH)-2014-3-106] [REFERRED TO]
GLOBAL AVIATION SERVICES PRIVATE LIMITED VS. AIRPORT AUTHORITY OF INDIA A BODY CORPORATE CONSTITUTED BY CENTRAL GOVERNMENT UNDER AIRPORT AUTHORITY ACT, (55 OF 1994) [LAWS(BOM)-2018-2-345] [REFERRED TO]
CHIEF ENGINEER VS. GOPALKRISHNA [LAWS(KAR)-2019-11-53] [REFERRED TO]
COMMISSIONER OF INCOME TAX VS. VELINGKAR BROTHERS [LAWS(BOM)-2007-1-41] [REFERRED TO]
LALIT KALA AKADEMI VS. SVAPN CONSTRUCTIONS [LAWS(DLH)-2014-8-272] [REFERRED TO]
NATIONAL STEEL IND LTD VS. BHIWANI COLD ROLLING MILLS LTD [LAWS(DLH)-2012-8-159] [REFERRED TO]
SUMAN DEVI VS. ADDITIONAL COMMISSIONER (ADMINISTRATION) [LAWS(ALL)-2017-12-281] [REFERRED TO]
UNION OF INDIA VS. ANUPAM RANI & ANOTHER [LAWS(ALL)-2013-8-256] [REFERRED]
UNION OF INDIA (UOI) VS. KAMAL VIJAY JAIN AND ANR. [LAWS(DLH)-2009-3-337] [REFERRED TO]
UNION OF INDIA VS. SHRING CONSTRUCTION COMPANY PVT. LTD. [LAWS(UTN)-2012-10-20] [REFERRED TO]
RAJIV KUMAR GUPTA VS. SUSHAM SINGLA AND OTHERS [LAWS(P&H)-2015-11-258] [REFERRED TO]
M.G. CONTRACTORS PVT. LTD. VS. STATE OF HARYANA AND ORS. [LAWS(P&H)-2015-4-141] [REFERRED TO]
SAINI CONSTRUCTION COMPANY VS. UNION OF INDIA (UOI) AND ORS. [LAWS(P&H)-2010-8-201] [REFERRED TO]
COMMISSIONER, M.P. HOUSING BOARD AND OTHERS VS. M/S. MOHANLAL AND COMPANY [LAWS(SC)-2016-7-84] [REFERRED TO]
KRISHI UTPADAN MANDI SAMITI VS. U P INDUSTRIAL FACILITATION COUNCIL [LAWS(ALL)-2011-3-4] [REFERRED TO]
UNION OF INDIA VS. M/S.MAA KALI SUPPLY AGENCY [LAWS(CAL)-2012-7-146] [REFERRED TO]
STEEL AUTHORITY OF INDIA LTD. VS. AMIYA STEEL PRIVATE LIMITED [LAWS(CAL)-2017-3-33] [REFERRED TO]
UNION OF INDIA VS. MITTAL STEELS [LAWS(DLH)-2008-8-284] [REFERRED TO]
ASSAM STATE ELECTRICITY BOARD VS. BUILDWORTH PVT LTD [LAWS(GAU)-2006-11-52] [REFERRED TO]
K M PALVE ENGINEERS AND CONTRACTORS VS. STATE OF MAHARASHTRA [LAWS(BOM)-2007-7-94] [REFERRED TO]
JAI JAGDISH SUGAR VS. VASANTDADA PATIL SAHKARI SAKHAR KARKHANA [LAWS(BOM)-2008-9-194] [REFERRED TO]
MAGNUM BUILDERS & DEVELOPERS VS. UNION OF INDIA [LAWS(DLH)-2014-11-382] [REFERRED TO]
SERVE AND VOLLEY OUTDOOR ADVERTISING PVT LTD VS. BRUHAT BENGALURU MAHANAGARA PALIKE [LAWS(KAR)-2021-1-16] [REFERRED TO]
GOVERNMENT OF MAHARASHTRA (WATER RESOURCES DEPARTMENT) VS. BORSE BROTHERS ENGINEERS AND CONTRACTORS PRIVATE LIMITED [LAWS(SC)-2021-3-50] [REFERRED TO]
UNION OF INDIA VS. SHREE DURGA IRON STORES [LAWS(CAL)-2011-3-166] [REFERRED TO]
DRAEGERWERK AG & CO KGAA VS. ION BIO MED-I-CARE PVT LTD [LAWS(DLH)-2019-3-144] [REFERRED TO]
KANISHK SINHA VS. UNION OF INDIA [LAWS(CAL)-2022-4-77] [REFERRED TO]
STATE OF W B & ORS. VS. B.B.J CONSTRUCTION CO. LTD [LAWS(CAL)-2012-12-78] [REFERRED TO]
GOVERNMENT OF INDIA BHARAT SANCHAR NIGAM LIMITED VS. ACOME [LAWS(DLH)-2008-7-74] [REFERRED TO]
DELHI STATE INDUSTRIAL AND INFRASTRUCTURE DEV CORPN LTD VS. ROAD MASTER INDUSTRIES INDIA P LTD [LAWS(DLH)-2011-4-28] [REFERRED TO]
HARSHAWADAN BANDIVADEKAR VS. TARAMATI HARISHCHANDRA GHANEKAR [LAWS(BOM)-2008-9-19] [REFERRED TO [ 15 A ]]
ASHVIN NEEMA VS. MANGALAM CLOTHES PVT LTD [LAWS(BOM)-2009-4-191] [REFERRED TO]
Asian Electronics Ltd., Thane VS. M.P. State Electricity Board [LAWS(MPH)-2007-4-92] [REFERRED TO]
STATE OF J&K VS. HUSSAIN BROTHERS [LAWS(J&K)-2018-1-52] [REFERRED TO]
MADHAVA HYTECH ENGINEERS PVT LTD VS. EXECUTIVE ENGINEERS & ANOTHER [LAWS(HPH)-2017-8-67] [REFERRED TO]
STATE OF ORISSA VS. DURGA CHARAN ROUTRAY [LAWS(ORI)-2007-2-32] [REFERRED TO]
STATE OF HARYANA VS. HINDUSTAN MACHINE TOOLS LIMITED [LAWS(P&H)-2011-8-72] [REFERRED TO]
ASSESSING OFFICER-CUM-EXECUTIVE ENGINEER (ELECTRICAL), WESCO, RAJGANGPUR. VS. APPELLATE AUTHORITY-CUM-ELECTRICAL INSPECTOR AND ANOTHER. [LAWS(ORI)-2017-7-18] [REFERRED TO]
UNITED INDIA INSURANCE CO LTD VS. J A INFRA STRUCTURE PVT LTD [LAWS(SC)-2006-8-98] [REFERRED TO]
UNION OF INDIA VS. VED PRAKASH ARORA [LAWS(UTN)-2012-12-46] [REFERRED TO]
COMMISSIONER OF CENTRAL EXCISE VS. SHRUTI COLORANTS LTD [LAWS(BOM)-2008-8-263] [REFERRED TO]
UNION OF INDIA VS. S K VIZ [LAWS(DLH)-2013-4-485] [REFERRED]
NATIONAL PROJECTS CONSTRUCTIONS CORPORATON LIMITED VS. BUNDELA BANDHU CONSTRUCTIONS COMPANY [LAWS(DLH)-2007-4-52] [REFERRED TO]
BAYER CORPORATION VS. UOI [LAWS(DLH)-2009-8-123] [REFERRED TO]
P RADHA BAI AND ORS VS. P ASHOK KUMAR AND ANR [LAWS(SC)-2018-9-80] [REFERRED TO]
DUROFLEX LIMITED HAVING ITS REGISTERED VS. JOHNNY MATHEW 2A CALLE 20 26 [LAWS(KER)-2006-11-33] [REFERRED TO]
BANK OF BARODA VS. M/S. MARS OVERSEAS TEXTILES [LAWS(MAD)-2017-9-39] [REFERRED TO]
K SAKTHI RANI VS. SECRETARY OF THE BAR COUNCIL OF TAMILNADU [LAWS(MAD)-2010-4-265] [REFERRED TO]
REGIONAL CHIEF ENGINEER AND ORS VS. K A THOMAS AND ORS [LAWS(MAD)-2013-8-253] [REFERRED]
RAJPURA GAS HOUSE INDANE LPG DISTRIBUTOR VS. B S KOLI [LAWS(P&H)-2009-3-4] [REFERRED TO]
EXECUTIVE ENGINEER VS. KADAKIA ALKALIES & CHEMICALS [LAWS(GJH)-2019-9-67] [REFERRED TO]
U.A.C. OF SCIENCE AND TECHNOLOGY VS. REGIONAL PROVIDENT FUND COMMISSIONER [LAWS(ORI)-2017-7-56] [REFERRED TO]
HARSHAWADAN BANDIVADEKAR PARTNER OF S B BROTHERS DEVELOPERS AND ORS VS. TARAMATI HARISHCHANDRA GHANEKAR AND ORS [LAWS(BOM)-2008-1-243] [REFERRED]
UNION OF INDIA VS. DELHI PAPER PRODUCTS CO PVT LTD AND ANR [LAWS(DLH)-2013-7-684] [REFERRED]
JAYSHRI GINNING & SPINNING (P) LTD. VS. C.A. GALIAKOTWALA & COMPANY PVT LTD. [LAWS(BOM)-2016-7-48] [REFERRED TO]
KALPRAJ DHARAMSHI VS. KOTAK INVESTMENT ADVISORS LIMITED [LAWS(SC)-2021-3-36] [REFERRED TO]
PRINCIPAL SECRETARY, DEPARTMENT OF COMMERCE AND INDUSTRIES VS. M/S SNOWLION AUTOMOBILE PVT. LTD. [LAWS(SIK)-2018-8-4] [REFERRED TO]
CHIEF ENGINEER OF B P D R E O RANCHI VS. SCOOT WILSON KIRPATRICK INDIA PVT LTD [LAWS(SC)-2006-11-39] [REFERRED TO]
BHARAT COKING COAL LTD VS. ANNAPURNA CONSTRUCTION [LAWS(SC)-2008-3-35] [REFERRED TO]


JUDGEMENT

A. K. Mathur, J. - (1.)All these batch of appeals are disposed of by a common judgment as same question of law involves in these appeals.
(2.)The basic question which involves in these appeals is applicability of Section 14 of Limitation Act, 1963 in The Arbitration and Conciliation Act, 1996.
(3.)However in order to appreciate the controversy involve in these appeals it is necessary to give few facts for that purpose the facts given in the C.A. No. 1457 of 2004 are taken into consideration.


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