ANILKUMAR PODDAR Vs. FUTURA COMMERCIALS (P ) LTD
LAWS(NCLT)-2016-11-4
NATIONAL COMPANY LAW TRIBUNAL
Decided on November 07,2016

ANILKUMAR PODDAR Appellant
VERSUS
FUTURA COMMERCIALS (P ) LTD Respondents




JUDGEMENT

- (1.)The petitioner filed these six Company Petitions (TCP 11-15 & TCP 17/2013 under section 163 of the Companies Act, 1956) against different companies, namely, Futura Commercials (P.) Ltd. (TCP No. 11/2013); Pams Investments & Trading Co. (P.) Ltd. (TCP 12/2013); Relcom Venture Capital (P.) Ltd. (TCP 13/2013); Reliance Consolidated Enterprises (P.) Ltd. (TCP No. 14/2013); Saumya Finance & Leasing Co. (P.) Ltd. (TCP 15/2013); Synergy Synthetics (P.) Ltd. (TCP No. 17/2013) seeking inspection of member register from the date of incorporation of the company till date and last annual returns for the year 2011-12, 2010-11, and 2009-10. The petitioner has remained absent, but for pleadings are complete, since the point in this case being short regarding inspection and supply of copies thereof, this Bench has decided these three cases on merits basing on the pleadings and submissions made by the respondent-company by invoking rule 48 of NCLT read with Explanation to rule 2 and rule 3 of order 17 of Code of Civil Procedure, 1908 ('CPC').
(2.)The petitioner being common in all these petitions, their reliefs being common, the counsel appearing on behalf of the respondents being common, the pleadings in all these three cases not being in variance, for the sake of brevity, this Bench hereby passed common order in all these petitions.
(3.)On reading CP Nos. 11, 13, 14, 15 and 17 of 2013, this Bench has noticed that the pleadings of all these petitions are same word-to-word, therefore, this Bench places the averments of the petitioner in all these petitions as below:
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