RASHTRIYA ISPAT NIGAM LIMITED Vs. VERMA TRANSPORT COMPANY
LAWS(SC)-2006-8-38
SUPREME COURT OF INDIA (FROM: PUNJAB & HARYANA)
Decided on August 08,2006

RASHTRIYA ISPAT NIGAM LIMITED Appellant
VERSUS
VERMA TRANSPORT COMPANY Respondents





Cited Judgements :-

SHRIRAM TRANSPORT FINANCE CO. LTD VS. JASBIR SINGH @ JASVEER SINGH [LAWS(P&H)-2009-7-90] [REFERRED TO]
CHARANJIT KAUR VS. S R CABLE [LAWS(MPH)-2008-6-42] [REFERRED TO]
SHANTI CONSTRUCTION VS. AAVANTIKA GAS LTD. [LAWS(MPH)-2021-9-22] [REFERRED TO]
ENERCON (INDIA) LTD VS. ENERCON GMBH [LAWS(BOM)-2012-10-12] [REFERRED TO]
KISHAN MIMANI VS. INDU KOCHER [LAWS(CAL)-2011-12-109] [REFERRED TO]
ALOK NATH CHATTOPADHYA VS. ANIL NARAIN TADVALKAR [LAWS(ALL)-2010-9-148] [REFERRED TO]
SURESH TULSHAN AND ORS. VS. MARCO POLO RESTAURANT PVT. LTD. [LAWS(CAL)-2015-7-44] [REFERRED TO]
RUKSHANA SULEMAN CHAMADIA VS. NARENDRA RAMESH SHARMA [LAWS(BOM)-2009-9-83] [REFERRED TO]
HAIER TELECOM (INDIA) PVT. LTD. VS. DRIVE INDIA ENTERPRISE SOLUTIONS LTD. [LAWS(BOM)-2018-4-197] [REFERRED TO]
K.V. PRATEEK ENTERPRISES VS. IL & FS ENGINEERING & ENGINEERING CONSTRUCTION COMPANY LIMITED [LAWS(DLH)-2017-5-261] [REFERRED TO]
RADHA, N. VS. DEEPA RESTAURANT [LAWS(KER)-2013-11-157] [REFERRED TO]
FOCUS BRANDS TRADING INDIA PVT LTD VS. CAMPARI INTERNATIONAL S A M [LAWS(DLH)-2010-8-222] [REFERRED TO]
SHRI CHAND CONSTRUCTION AND APARTMENTS PRIVATE LIMITED VS. TATA CAPITAL HOUSING FINANCE LTD [LAWS(DLH)-2020-3-2] [REFERRED TO]
SUNDARAM BRAKE LININGS LTD VS. KOTAK MAHINDRA BANK LTD [LAWS(MAD)-2008-7-514] [REFERRED TO]
INGRAM MICRO INDIA PVT. LTD. AND OTHERS VS. NARESH KUMAR AND OTHERS [LAWS(P&H)-2017-2-253] [REFERRED TO]
TEXFIELD ENGINEERS MANAGING PARTNER T CHANDRAMOHAN COIMBATORE VS. TEXTEEMA ENGINEERING INDUSTRIES A PARTNERSHIP FIRM COIMBATORE [LAWS(MAD)-2010-3-637] [REFERRED TO]
GREAVES COTTON LIMITED VS. UNITED MACHINERY AND APPLIANCES [LAWS(SC)-2016-12-19] [REFERRED TO]
VISHAL RETAIL LTD VS. ACHHAR SINGH BHUMBER [LAWS(ORI)-2011-3-15] [REFERRED TO]
SHRIRAM TRANSPORT FINANCE COMPANY LTD. VS. SUKHDEV SINGH [LAWS(P&H)-2009-4-341] [REFERRED TO]
ROSE VALLEY REAL ESTATES & CON-STRUCTIONS LTD VS. STATE OF TRIPURA [LAWS(GAU)-2012-9-78] [REFERRED TO]
STELLAR INDUSTRIES VS. INTERNATIONAL COMBUSTION INDIA LTD [LAWS(BOM)-2008-9-69] [REFERRED TO]
TRANSAIR VS. KUWAIT AIRWAYS [LAWS(DLH)-2013-10-235] [REFERRED TO]
RAJEEV MAHESHWARI VS. INDU KOCHER [LAWS(CAL)-2011-5-74] [REFERRED TO]
KAISER LANDS VS. ETHEL ROBINSON [LAWS(DLH)-2008-9-230] [REFERRED TO]
SAURASHTRA CHEMICALS LTD VS. UNION OF INDIA [LAWS(GJH)-2008-4-19] [REFERRED TO]
JOYKALI RADIO STORES VS. STATE OF TRIPURA [LAWS(GAU)-2007-2-27] [REFERRED TO]
BHAI MANJIT SINGH VS. BHAI MANJIT SINGH & ANR [LAWS(DLH)-2018-12-233] [REFERRED TO]
UNIWORLD GARDEN APARTMENT VS. UNITECH REALTY PRIVATE LTD [LAWS(DLH)-2018-1-19] [REFERRED TO]
IN RE: STAR BUS SERVICES (P.) LTD. AND OTHERS VS. [LAWS(CL)-2013-2-1] [REFERRED TO]
ALOK KUMAR LODHA AND ORS. VS. ASIAN HOTELS (NORTH) LIMITED AND ORS. [LAWS(DLH)-2020-12-156] [REFERRED TO]
MINISTRY OF SOUND INTERNATIONAL LTD VS. INDUS RENAISSANCE PARTNERS ENTERTAINMENT PVT. LTD [LAWS(DLH)-2009-1-98] [REFERRED TO]
NAVIN FILLING STATION VS. INDIAN OIL CORPORATION LTD [LAWS(ALL)-2008-5-25] [REFERRED TO]
SHIVANGI PHARMACEUTICALS PVT LTD VS. ANIL SHARMA FOR DEV CONSTRUCTION AGRA [LAWS(ALL)-2006-12-41] [REFERRED TO]
HDFC BANK LTD VS. BANU BIBI [LAWS(CAL)-2010-7-21] [REFERRED TO]
ATUL KUMAR JAIN VS. HINDUSTAN PETROLIUM CORPORATION LTD [LAWS(ALL)-2011-5-184] [REFERRED TO]
PARASRAMKA HOLDINGS PVT LTD VS. AMBIENCE PRIVATE LTD & ANR [LAWS(DLH)-2018-1-317] [REFERRED TO]
MI2C SECURITY FACILITIES PVT LTD VS. NORTH DELHI MUNICIPAL CORPORATION [LAWS(DLH)-2018-10-521] [REFERRED TO]
K PRAKASH VS. SRIRAM TRANSPORT FINANCE CO LTD [LAWS(KER)-2008-7-59] [REFERRED TO]
AUTO OASIS DEALER, INDIAN OIL CORPORATION LTD. VS. INDIAN OIL CORPORATION LTD. [LAWS(ORI)-2016-2-2] [REFERRED TO]
RASHMI SOLANKI VS. B.S. SHAM SUNDER [LAWS(KAR)-2015-9-29] [REFERRED TO]
BEML LIMITED VS. PRAKASH PARCEL SERVICES LIMITED [LAWS(KAR)-2022-6-607] [REFERRED TO]
Y BHASKARA RAJU RAILWAY CONTRACTOR VS. UNION OF INDIA [LAWS(APH)-2009-2-39] [REFERRED TO]
GANESH TRADING COMPANY VS. GOVERNMENT OF MAHARASHTRA [LAWS(BOM)-2007-3-165] [REFERRED TO]
KRISHAN RADHU VS. THE EMMAR MGF CONSTRUCTION [LAWS(DLH)-2016-12-163] [REFERRED TO]
R.N. GUPTA & CO. LTD. JASOLA NEW DELHI VS. M/S ACTION CONSTRUCTION EQUIPMENTS LTD. DUDHOLA [LAWS(ALL)-2016-5-130] [REFERRED TO]
GUJARAT NRE COKE LIMITED & ANR VS. JINDAL STEEL & POWER LIMITED [LAWS(CAL)-2015-12-79] [REFERRED TO]
PANCHAMY PACK KERALA LTD VS. TRAVANCORE DEVASWOM BOARD [LAWS(KER)-2007-9-25] [REFERRED TO]
RAJ SHEKHAR VS. GOVIND LAL SAHU [LAWS(JHAR)-2018-5-155] [REFERRED TO]
D D R PROPERTY DEVELOPERS AND BUILDERS PVT LTD AND ORS VS. DEEPTI INTEGRATED LOGISTICS PVT LTD AND ORS [LAWS(MAD)-2013-10-246] [REFERRED]
DAFFODILLS PHARMACEUTICALS LTD. VS. STATE OF U. P. [LAWS(SC)-2019-12-49] [REFERRED TO]
BHARAT PETROLEUM CORPN. LTD. VS. ANJALI DAS AND ORS. [LAWS(ORI)-2014-10-50] [REFERRED TO]
HUAWEI TELECOMMUNICATION (INDIA) PVT. LTD. AND ORS. VS. PALATHARA CONSTRUCTIONS [LAWS(KER)-2020-8-683] [REFERRED TO]
TINPLATE COMPANY OF INDIA LTD VS. BANU STEEL INDUSTRY MYSORE [LAWS(KAR)-2010-2-51] [REFERRED TO]
Rajesh Exports Limited rep. by its Manager Mr. Mayank K. Malik VS. Valley View Trading Pvt. Ltd. represented by its Directors (Bhaskar Prakash and Mrs. Renu Prasad) and Mr. Bhaskar Prakash S/o Dr. Brahmanand Prasad Director Vally View Trading Pv [LAWS(KAR)-2010-4-301] [REFERRED TO]
CANDID DRUG DISTRIBUTORS VS. WANBURY LTD [LAWS(GAU)-2011-2-28] [REFERRED TO]
AERENS GOLD SOUK INTERNATIONAL LTD VS. M/S PARTHAS TEXTILES [LAWS(KER)-2011-12-23] [REFERRED TO]
GRACE AGRIFEEDS PVT LTD VS. MADRAS VANASPATI PVT LTD [LAWS(GJH)-2014-3-169] [REFERRED TO]
DEEPAK KHOSLA VS. UNION OF INDIA & ORS [LAWS(DLH)-2018-5-392] [REFERRED TO]
NIRMAL LIFESTYLE (KALYAN) PVT. LTD. AND ORS. VS. HENDRYA AND ORS. [LAWS(BOM)-2015-1-205] [REFERRED TO]
ANAND AND ASSOCIATES VS. INTERNATIONAL FINANCE LTD [LAWS(DLH)-2008-9-37] [REFERRED TO]
AJAY KIRTI KUMAR DALMIA VS. COMPANY LAW BOARD [LAWS(DLH)-2008-2-202] [REFERRED TO]
TANDAV FILM ENTERRAINMENT PVT LTD VS. FOUR FRAME PICTURES [LAWS(DLH)-2009-12-167] [REFERRED TO]
RAJEEV MAHESHWARI VS. INDU KOCHER [LAWS(CAL)-2011-5-134] [REFERRED TO]
SHOBHA CHANDRA VS. U.P. INDUSTRIAL CO-OPERATIVE ASSOCIATION LTD [LAWS(ALL)-2012-3-259] [REFERRED TO]
HALDIA BULK TERMINALS PRIVATE LIMITED VS. BOARD OF TRUSTEES FOR THE PORT OF KOLKATA [LAWS(CAL)-2012-12-77] [REFERRED TO]
SHAFIQ KHAN VS. DISTRICT MAGISTRATE [LAWS(ALL)-2013-9-62] [REFERRED TO]
LINDSAY INTERNATIONAL PRIVATE LIMITED VS. LAXMI NIWAS MITTAL [LAWS(CAL)-2022-1-39] [REFERRED TO]
AGRI GOLD EXIMS LTD VS. SRI LAKSHMI KNITS AND WOVENS [LAWS(SC)-2007-1-84] [REFERRED TO]
ESCORTS FINANCE LIMITED VS. SANDEEP GOYAL [LAWS(UTN)-2007-11-26] [REFERRED TO]
B.K. KAPOOR VS. TAJINDER KAPOOR [LAWS(P&H)-2008-8-79] [REFERRED TO]
STATE BANK OF INDIA VS. P R P EXPORTS [LAWS(MAD)-2009-1-241] [REFERRED TO]
ROYAL ORCHID HOTELS LIMITED VS. ROCK REALITY PRIVATE LIMITED [LAWS(KAR)-2020-10-275] [REFERRED TO]
BOOZ ALLEN AND HAMILTON INC VS. SBI HOME FINANCE LTD [LAWS(SC)-2011-3-60] [REFERRED TO]
INDIAN MEDICAL PRACTITIONERS CO-OPERATIVE PHARMACY AND STORES (MULTI-STATE CO-OPERATIVE SOCIETY) LTD VS. R B RAMAMOORTHY [LAWS(MAD)-2014-7-298] [REFERRED]
RAMESH SHARMA VS. MOOL CHAND [LAWS(P&H)-2008-4-30] [REFERRED TO]
DLF LIMITED VS. MRIDUL ESTATE (PVT.) LTD [LAWS(NCD)-2013-5-37] [REFERRED TO]
OIL AND NATURAL GAS CORPORATION LTD VS. M/S DEEP INDUSTRIES LTD [LAWS(GJH)-2018-7-314] [REFERRED TO]
RAMPRIYA SOLAR ENERGY PVT LIMITED VS. CBPUR RENEWABLE ENERGY PRIVATE LIMITED [LAWS(KAR)-2018-12-40] [REFERRED TO]
P SARAVANA KUMAR VS. MARS DYE CHEM A PARTNERSHIP FIRM [LAWS(MAD)-2009-12-554] [REFERRED TO]
NATIONAL HIGHWAYS AUTHORITY OF INDIA VS. L N MALVIYA INFRA PROJECTS PVT LTD AND ANR [LAWS(DLH)-2018-7-179] [REFERRED TO]
CANDID DRUG DISTRIBUTORS VS. WANBURY LTD. [LAWS(GAU)-2011-2-86] [REFERRED TO]
UNION OF INDIA VS. ELECTRO FERRO ALLOYS PVT LTD [LAWS(GJH)-2013-2-185] [REFERRED TO]
INOX LEISURE LIMITED VS. INDO PACIFIC PROJECTS LIMITED [LAWS(BOM)-2019-8-207] [REFERRED TO]
DRIVE INDIA ENTERPRISE SOLUTIONS LTD VS. HAIER TELECOM (INDIA) PVT LTD [LAWS(BOM)-2018-3-225] [REFERRED TO]
BIRLA GTM ENTERPOSE LTD VS. UNION OF INDIA [LAWS(DLH)-2011-1-34] [REFERRED TO]
SOUTH CITY PROJECTS KOLKATA LIMITED VS. JUGAL KISHORE SADANI [LAWS(CAL)-2010-9-24] [REFERRED TO]
FINGERTIPS SOLUTIONS PVT LTD VS. DHANASHREE ELECTRONICS LTD [LAWS(CAL)-2011-12-23] [REFERRED TO]
TATA FINANCE LIMITED VS. MOLOY BISWAS [LAWS(CAL)-2011-9-112] [REFERRED TO]
CELEBI DELHI CARGO TERMINAL MANAGEMENT INDIA PVT LTD VS. ARYAN CARGO EXPRESS PVT LTD [LAWS(DLH)-2012-1-48] [REFERRED TO]
SPML INFRA LTD. VS. TRISQUARE SWITCHGEARS PVT. LTD. [LAWS(DLH)-2022-7-77] [REFERRED TO]
SSIPL LIFESTYLE PRIVATE LTD. VS. VAMA APPARELS (INDIA) PVT. LTD. [LAWS(DLH)-2020-2-141] [REFERRED TO]
ARTI JETHANI VS. DAEHSAN TRADING INDIA PVT LTD [LAWS(DLH)-2011-5-196] [REFERRED TO]
KRISHNA DAIRY FARM AND COLDRINKS (THR APPELLANT NO 2 & 3) & 2 VS. RASIKBHAI KHODIDAS PATEL [LAWS(GJH)-2018-6-84] [REFERRED TO]
HIMALAYAN SKI VILLAGE PVT. LTD. COMPANY VS. KAKA & ASSOCIATES AND ORS. [LAWS(HPH)-2015-7-16] [REFERRED TO]
HIMALAYAN SKI VILLAGE PVT. LTD. COMPANY VS. KAKA & ASSOCIATES AND ORS. [LAWS(HPH)-2015-7-16] [REFERRED TO]
RAMAN AGARWAL VS. SADHURAM AGARWAL [LAWS(GAU)-2010-8-10] [REFERRED TO]
BAIS SURGICAL AND MEDICAL INSTITUTE PVT LTD VS. DHANANJAY DIGAMBAR PANDE [LAWS(BOM)-2007-1-116] [REFERRED TO]
KAISER LANDS VS. ETHEL ROBINSON [LAWS(DLH)-2008-8-256] [REFERRED TO]
POKHRAYAN ALUMS AND CHEMICALS (P) LTD VS. DELHI JAL BOARD [LAWS(DLH)-2013-4-46] [REFERRED TO]
GLOBAL TRADE FINANCE LTD VS. SUDARSHAN OVERSEAS LIMITED [LAWS(BOM)-2009-8-9] [REFERRED TO]
SEVERN TRENT WATER PURIFICATION VS. CHLORO CONTROLS INDIA PRIVATE LTD [LAWS(BOM)-2010-3-171] [REFERRED TO]
TATA STEEL LTD VS. H R CONSTRUCTION (P) LTD , BAHJRAICH (U P ) [LAWS(JHAR)-2020-6-22] [REFERRED TO]
INDIA HOUSEHOLD AND HEALTHCARE LTD VS. L G HOUSEHOLD AND HEALTHCARE LTD [LAWS(SC)-2007-3-117] [REFERRED TO]
EVEREST HOLDING LTD VS. SHYAM KUMAR SHRIVASTAVA [LAWS(SC)-2008-10-5] [REFERRED TO]
BOOZ ALLEN AND HAMILTON INC VS. SBI HOME FINANCE LTD [LAWS(SC)-2011-4-9] [REFERRED TO]
VANDANA GUPTA AND ORS. VS. KUWAIT AIRWAYS LTD. AND ORS. [LAWS(DLH)-2015-8-42] [REFERRED TO]
JAIN HOUSING AND CONSTRUCTIONS LIMITED VS. V. RAMAIAH AND CITY LAND CORPORATION [LAWS(MAD)-2009-1-406] [REFERRED TO]
INDIANA CONVEYORS LTD VS. INDIAN RARE EARTHS LTD [LAWS(ORI)-2007-4-15] [REFERRED TO]
BHAGYA JAIN VS. ADVANCED MICRONIC DEVICES LTD. [LAWS(KAR)-2015-2-109] [REFERRED TO]
SRI RAGAVENDRA ADVERTSING VS. PRASAR BHARTI [LAWS(MAD)-2009-10-574] [REFERRED TO]
VANDANA GUPTA AND ANR. VS. KUWAIT AIRWAYS LTD AND ORS. [LAWS(DLH)-2015-5-627] [REFERRED TO]
SHARAD P JAGTIANI VS. M/S EDELWEISS SECURITIES LIMITED [LAWS(DLH)-2014-3-36] [REFERRED TO]
JONSON RUBBER IND. LTD. VS. SHREE CONVEYOR SYSTEM PVT. LTD. [LAWS(DLH)-2014-10-264] [REFERRED TO]
SAI CONSULTING ENGINEERS PVT LTD VS. RAIL VIKAS NIGAM LTD [LAWS(DLH)-2013-2-108] [REFERRED TO]
ABLE ASSOCIATES VS. K S RAMAKRISHNA RAO [LAWS(APH)-2007-7-67] [REFERRED TO]
AGTEC INDUSTRIES PRIVATE LIMITED VS. NIKON SYSTEMS PRIVATE LIMITED [LAWS(ALL)-2021-9-129] [REFERRED TO]
LUXMI TOWNSHIP LIMITED VS. ASIF IQBAL HUSSAIN AND ORS. [LAWS(CAL)-2015-8-12] [REFERRED TO]
INDUSIND BANK LTD VS. GADADHAR BANERJEE [LAWS(CAL)-2010-4-92] [REFERRED TO]
WEST COAST PAPER MILLS LTD VS. ASHA KAPOOR [LAWS(DLH)-2009-2-184] [REFERRED TO]


JUDGEMENT

S. B. Sinha, J. - (1.)Leave granted.
(2.)Interpretation and application of Section 8 of the Arbitration and Conciliation Act, 1996 (for short, the 1996 Act) is in question in these appeals which arise out of a judgment and order dated 10.02.2003 passed by a learned Single Judge of the High Court of Punjab and Haryana, dismissing the Civil Revision Application filed by the Appellants herein from a judgment and order dated 03.10.2002 passed by the Civil Judge (Junior Division), Jalandhar and order dated 15.09.2004 refusing to review the said order. FACTS :
(3.)The Appellant No.1 is a Public Sector Undertaking. It is engaged, inter alia, in the business of manufacturing and marketing of iron and steel products. The Respondent is a partnership firm. It is engaged in the business of consignment agents. It has its office at Jalandhar. A contract was entered into by and between the parties hereto in regard to the handling and storage of iron and steel materials of the Appellant at Ludhiana. The Appellants contend that one Shri Anil Verma, Partner of the Respondent-Firm had constituted various firms and companies and obtained several consignment agency contracts from the Appellant pertaining to Delhi, Faridabad, Chandigarh and Ludhiana etc. who conspired with certain officials of the Appellants and obtained payments @ Rs.140/- per M.T. in place of Rs.36/- per M.T. on a false plea that the Transport Union at Bahadurgarh did not permit transportation of goods without levy of a fee of Rs.100/- per M.T. on transportation of such goods. An investigation was conducted by the Central Bureau of Investigation and a criminal case was initiated against Shri Anil Verma and the concerned officials of the Appellants. Allegedly, with the object of presenting a clean image to the Appellants and with a view to avoid termination of all the contracts by them, a plea was put forth that Shri Anil Verma had resigned from the partnership firm as also from his other firms/companies. According to the Appellants, the said Shri Anil Verma was replaced by his family members as a partner of the said firm but he continued to be in complete control over the firms/companies. The contract of the Respondent was terminated by the Appellants on 23.05.2002. On the same day, a show cause notice was also issued to Shri Anil Verma as to why he and his firms/companies should not be blacklisted.
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