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Western India theatres Ltd. Vs. Associated Bombay Cinemas Ltd. - Court Judgment

LegalCrystal Citation
SubjectCompany
CourtMumbai High Court
Decided On
Case NumberO.C.J. Appeal No. 58 of 1956
Judge
Reported inAIR1959Bom170; (1958)60BOMLR1240; ILR1958Bom1237
ActsCompanies Act, 1956 - Sections 443 and 484; High Court Orders; High Court Rules; Bombay High Court Original Side Rules - Rule 733; Companies Act, 1913 - Sections 202
AppellantWestern India theatres Ltd.
RespondentAssociated Bombay Cinemas Ltd.
Appellant AdvocatePurshottam Tricumdas, ;Banaji and ;M.S. Sanghvi, Advs.;Nariman, Adv.;Bhagwati, Adv.
Respondent AdvocateK.T. Desai and ;Baptista, Advs.
Excerpt:
company - winding up--ex parte petition for winding up of company accepted by company judge--whether judge after acceptance of petition should issue notice to company--practice--rules of the high court of bombay, 1950, rule 733.;when an ex parte petition for winding up of a company is accepted by the company judge, the correct practice is for the judge to direct that a notice should be given to the company. in answer to the notice all that the respondent is entitled to urge is that for any justifiable reason the petition should not be proceeded with and further steps should not be taken. if the judge is satisfied at that stage that the respondent has made out a proper case and has shown cause, he can dismiss the petition. if, on the other hand, the judge feels that the respondent has not..........a petition for winding up of the appellant company before mr. justice coyajee who was the company judge. the petition was presented on 11-11-1955 and the learned judge made the following endorsement.'accepted. petitioners waive service. hearing 2nd of december.'it may be pointed out that before this petition was filed the respondent company had given notice of the presentation of the petition to the appellant company and in answer to that notice the appellant company appeared before mr. justice coyajee, and all that mr. justice coyajee's endorsement indicates is that the appellant company had waived service of the petition. on 1-12-1955 mr. k.m. modi, managing director of the appellant company, made an affidavit setting out his defence to the case sought to be made out by the.....
Judgment:

M.C. Chagla, C.J.

1. This appeal raises a rather important question as to procedure to be followed in the winding up of companies. The respondents presented a petition for winding up of the appellant company before Mr. Justice Coyajee who was the Company Judge. The petition was presented on 11-11-1955 and the learned Judge made the following endorsement.

'Accepted. Petitioners waive service. Hearing 2nd of December.'

It may be pointed out that before this petition was filed the respondent company had given notice of the presentation of the petition to the appellant company and in answer to that notice the appellant company appeared before Mr. Justice Coyajee, and all that Mr. Justice Coyajee's endorsement indicates is that the appellant company had waived service of the petition. ON 1-12-1955 Mr. K.M. Modi, Managing Director of the appellant company, made an affidavit setting out his defence to the case sought to be made out by the petitioners for the winding up of the appellant company, and in this affidavit be raised various contentions with a view to satisfy the Court that the petition should not be proceeded with. Pursuant to the direction given by Mr. Justice Coyajee, the petition came up before him on 2-12-1955. Mr. Justice Coyajee did not take up the petition as the knew the Managing Director of the appellant company and he felt that he would feel embarrassed if he tried the matter, and therefore he directed that the matter should be heard by some other judge. The petition was placed before Mr. Justice Desai and after several adjournments Mr. Justice Dessai made the order which is under appeal. The order was made on 3-7-1956 and it directed that the petition be advertised in the daily newspapers the Times of India and Bombay Samachar of Bombay, the Statesman of Calcutta, the Hindustan Times of Delhi, the Hindu of Madras, and in the Bombay Government Gazette on the 30th Day of July 1956, and the learned Judge further ordered that the petition be placed on his daily board on 20-8-1956 for hearing and final disposal.

2. It is this order against which the appellants have come in appeal, and the preliminary point raised by Mr. K.T. Desai for the respondents is that no appeal lies under Section 202 of the Companies Act and that the order made by the learned Jude is a purely procedural order and does not affect the rights of the parties. We have pointed out in Bacharaj Factories Ltd. v. Hirjee Mills Ltd., : AIR1955Bom355 , that Section 202 conferred upon a party aggrieved a substantial and valuable right of appeal and that the Court must be anxious not in any way to cut down or impair that right. At the same time we expressed the opinion that if any order made under Section 202 was merely a procedural order which in no way affected the right or liabilities of parties such an order would not be appealable. As we shall presently point out, it is unnecessary for us at this stage to decide whether the order made by Mr. Justice Desai is procedural or affects the rights of parties, because the view we take is that Mr. Justice Desai made this order without exercising his jurisdiction to hear the appellants, and deciding their contentions as he was bound to do at this stage. Clearly, therefore, apart from any other question, failure on the part of the learned Judge to exercise his jurisdiction would be appealable under Section 202 of the Companies Act.

3. What is urged by Mr. Desai is that as soon as Mr. Justice Coyajee accepted the petition, Mr. Justice Desai had no discretion left in him and it was obligatory upon him to make an order of advertisement which he has made. Says Mr. Desai, if it was obligatory upon him to do so, then his order cannot be challenged. Turning to R. 733 of the High Court Rules.

'every petition for the winding up of any company by the Court, or subject to the supervision of the Court, after admission shall be advertised fourteen clear days before the hearing.'

What is made obligatory by this rule is the advertising of the petition fourteen clear days before the hearing. In other words, the petition cannot be finally heard unless fourteen clear days have expired between the date of the advertisement and the hearing It is equally clear that the final hearing contemplated by Rule 733 can only take place after the petition has been advertised. But there is nothing in the rule which precludes the learned Judge from dismissing the petition after admission without proceeding to direct that the petition should be finally heard. A petition may fail on various grounds and the learned Judge may be satisfied that the petition is clearly not maintainable, or that the petition constitutes an abuse of the process of the Court, or that the petitioner has failed to make out that he is a creditor, if it is a creditor's petition, in which case it would be futile to have the petition advertised and proceed to the final hearing of that petition. The principle underlying Rule 733 is that a petition should not be heard on merits without giving an opportunity to all persons who are interested in the company from coming up before the Court and putting before the Court their point of view. In the winding up of a company the creditors are interested, the shareholders are interested, and therefore it is but right that before the Court makes a final order on the petition these parties should be heard. But that does not mean that the discretion of the Court is taken away to dismiss a petition at an early stage if no answer is called for on the merits of the petition. If this is clearly borne in mind, them the practice followed by this Court is a perfectly proper practice and we shall proceed to point out how that practice is in conformity with Rule 733.

4. Now, a petitioner may give notice to the Company before he presents the petition for acceptance. That is what the respondents did in this case. When the respondent appears before the learned Company Judge, the learned Judge would hear him and if the learned Judge is satisfied that the petition should be proceeded with then he would give the necessary directions under Rule 733 as to in which papers, the petition should be advertised and which should be the date of the hearing. But it is open to a petitioner to present a petition ex parte, in which case the learned Judge may accept or may not accept it. He may on perusing the petition come to the conclusion that it is frivolous or that it fails to make out a proper case for the winding up of the company, in which case he may reject it. but if he chooses to accept it the practice followed by Court - and that is the correct practice - is for the learned Judge to direct that a notice should be given to the Company. This notice is for the purpose of enabling the company to show cause why the petition should not be proceeded with. In answer to the notice all that the respondent is entitled to urge is that for any justifiable reason the petition should not be proceeded with and further steps should not be taken. If the learned Judge is satisfied at that stage that the respondent has made out a proper case and has shown cause, he can dismiss the petition. If, on the other hands, the learned Judge feels that the respondent has not shown proper cause and that the petitioner must proceed to a final bearing on merits, he then makes the order under Rule 733 directs the advertisement of the petition, and fixes the final hearing of the petition. This notice is essential because, as Mr. Purshotam has rightly pointed out, it is a very serious matter for any company to have the petition advertised with out the company to have the petition advertised without the company being heard in its defence. Mr. Desai was inclined cavalierly to suggest that after all what did it matter, the petition would be advertised and the appellant would be entitled to show cause on merits when the petition came on for hearing on the day fixed by Mr. Justice Desai. But that is completely ignoring the effect and the serious effect that might be created by advertising the fact that a creditor has presented a petition for winding up against the company. It is precisely because of this that our practice insists upon a notice being issued to the company to enable the company to put before the Court its contention why the petition should not be proceeded with, if that is the contention the respondent wishes to put forward.

5. In this case, unfortunately, the whole trouble has arisen because of the form in which Mr. Justice Coyajee with respect o him, made the order. he accepted the petition on 11-11-1955. Strictly, as the appellants were before him, he should have proceeded to hear the appellants as to whether the petition should be proceeded with or not. Instead of doing that, on that very day he postponed the hearing of that of 2-12-1955. The proper expression he should have used in his endorsement should have been: 'Petition put on board on the 2nd of December for further direction' Instead of that the learned Judge used the expression 'hearing', and this expression is seized upon by Mr. Desai for the contention that the petition was accepted and that the hearing was fixed on the 2nd of December which was ultimately taken up by Mr. Justice Desai. It is clear that in view of Rule 733 the learned Judge could not have fixed the final hearing of this petition on the 2nd December. If he wanted to hear the petition on merits on that day, the petition had to be advertised and the procedure laid down in that rule had to be carried out.

6. Mr. Desai says that the learned Judge must have overlooked the provisions of Rule 733. We refuse to believe that mr. Justice Coyajee with his wide experience of company matter could possibly overlook the provisions of Rule 733. It is clear that what the learned Judge intended was to hear the appellants on 2nd December with regard to their contention that the petition should not be proceeded with, and this is borne out by t he fact that Mr. Modi, the Managing Director of the appellants, has made an affidavit on 1-12-1955 setting out the grounds on which the petition was being resisted and to show why it should not be proceeded with. Therefore, when the matter ultimately came up before Mr. Justice Desai it was still at the stage of giving directions, and although we are told the matter was heard at greatlength by Mr. Justice Desai, judging by the fact that the learned Judge has delivered no judgment and has merely given a direction as to the advertisement, the learned Judge seems to have taken the view that once the petition was accepted it was obligatory upon him to order advertisement of the petition. Now, as we have already pointed out, Rule 733 doe not take away the discretion of the Judge to consider whether the petition should be proceeded with or not. Therefore, what Mr. Justice Desai should have done when the matter came up before him was to have decided whether the petition should be proceeded with or not Various alternatives were open to the learned Judge. He might have decided that the petition should not be proceeded with and that it should be dismissed at that stage; he might have decided that the petition should be stayed and that no further action should be taken on the petition or he might have decided that this was a case where the contributories and the creditors should be heard, that the petition should be advertised, and that the final hearing the contention of the appellants and had come to the conclusion that there was no substance in their contention, then undoubtedly it could not be said that the learned Judge has not exercised his discretion. But as we have just pointed out it is clear from the order of Mr. justice Desai and the absence of any indication in the judgment to the contrary that Mr. Justice Desai felt that he was bound by the mandatory provisions of rule 733 and that he had to give effect to those provisions.

7. The result therefore is that we must set aside the order of Mr. Justice Desai, and send the matter back to him with a direction that he will pass the necessary order after considering the contentions of the petitioners as et out in their petitions and the contentions of the respondents as set out in the affidavits on record. After considering these contentions it will be open to the learned Judge to make any of the orders which we have already suggested he can make on this petition. He will treat this matte as at the stage of notice for directions and treating it as a notice he will either give directions in terms of Rule 733 or he will dismiss the petition or stay the petition as he thinks proper.

8. costs of the appeal costs in the petition.

9. Order set aside.


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