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Kerala High Court
Ar.No. 33 Of 2012 vs By Advs.Sri.Meijo Kurian ...
       

  

  

 
 
                             IN THE HIGH COURT OF KERALA AT ERNAKULAM

                                             PRESENT:

                           THE HONOURABLE MR.JUSTICE ANTONY DOMINIC

               WEDNESDAY, THE 13TH DAY OF FEBRUARY 2013/24TH MAGHA 1934

                                         AR.No. 33 of 2012
                                           --------------------

PETITIONER(S)/PETITIONER/APPLICANT:
-----------------------------------

            KURIAN & VARGHESE
            ENGINEERS AND CONTRACTORS, THACHAMPURATH
            MULANTHURUTHY-682314 ERNAKULAM DISTRICT.

            BY ADVS.SRI.MEIJO KURIAN PUVATHINGAL
                          SMT.PREMY MEIJO

RESPONDENT(S):
--------------

        1. THE ENGINEER IN CHIEF
           ENGINEER-IN-CHIEF'S BRANCH, CONTRACT MANAGEMENT-E 8
            ARMY HEAD QUARTERS, KASHMIR HOUSE, DHQ P.O.
            NEW DELHI-110 011

        2. THE CHIEF ENGINEER, (N.W.)
            NAVAL WORKS-M.E.S. KATARIBAUGH, NAVAL BASE POST
            COCHIN-682 004.

             BY . SRI.P.PARAMESWARAN NAIR,ASG OF INDIA
                    CGC SRI. S.KRISHNAMOORTHY

            THIS ARBITRATION REQUEST HAVING BEEN FINALLY HEARD ON 13-02-2013,
          THE COURT ON THE SAME DAY PASSED THE FOLLOWING:

AR.No. 33 of 2012


                               APPENDIX


ANNEXURES

A1-    TRUE COPY OF THE ARBITRATION CLAUSE NO.70 AS PROVIDED IN THE
GENERAL CONDITIONS OF CONTRACT OF THE MES (IAFW 2249) FORMING PART OF THE
CONTRACT AGREEMENT

A2-    TRUE COPY OF THE NOTICE ISSUED DATED 3.10.11 TO THE ENGINEER -IN-CHIEF
OF MES ARMY HEAD QUARTERS, NEW DELHI ALONG WITH THE TERMS OF REFERENCE
REQUESTING FOR THE APPOINTMENT OF A SOLE ARBITRATOR

R1(a)- TRUE COPY OF THE SCHEDULE A NOTE SHOWING THE RELEVANT CONTRACT
STIPULATION

R1(b)- TRUE COPY OF THE LETTER DATED 27.3.12

R1(c)- TRUE COPY OF THE LETTER DATED 31.5.12

R1(d)- TRUE COPY OF THE CERTIFICATE DATED 27.11.10



                               /true copy/



                                     sd/-   P.A. To Judge

mrcs



                     ANTONY DOMINIC, J
                  ........................................
                             A.R.33/2012
                ..............................................
           Dated this the 13th day of February, 2013


                                 ORDER

In view of the order dated 13.2.2013 in R.P.82/2013, the Arbitration Request will stand dismissed.

Sd/- ANTONY DOMINIC, JUDGE mrcs /true copy/ sd/- P.A. To Judge