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Home / Latest News / Insolvency & Bankruptcy proceedings: NCLT recoveries may cross ₹1 lakh crore in 2019

Insolvency & Bankruptcy proceedings: NCLT recoveries may cross ₹1 lakh crore in 2019

December 25, 2018:

The National Company Law Tribunal, tasked with a key job of helping recover unpaid corporate loans, has helped resolve insolvency & bankruptcy proceedings involving more than ₹80,000 crore this year.

NCLT
NCLT

And the kitty is expected to swell beyond ₹ 1 lakh crore in 2019 with several big-ticket default cases pending.

Plans are afoot to further strengthen the NCLT by increasing number of judges and benches and provide adequate infrastructure to fast-track the process, according to government officials.

The new year will not only test the mettle of the Insolvency and Bankruptcy Code, but also of the NCLT and its appellate body NCLAT, as several high-profile cases need to be resolved. These include Essar Steel, involving over ₹ 80,000 crore alone, and Bhushan Power & Steel which owes about ₹ 45,000 crore to its lenders.

In 2018, over ₹80,000 crore was recovered from various corporate debtors, which had defaulted payments, under the IBC through various insolvency proceedings, Ministry of Corporate Affairs Secretary Injeti Srinivas told PTI.

As per estimates, the IBC has helped address stressed assets worth approximately ₹3 lakh crore, directly or indirectly, since the new law came into force in Dec. 2016.

The estimated amount includes recoveries made through resolution plan and cases settled before admission by the NCLT Ministry of Corporate Affair Secretary, Injeti Srinivas

In 2019, the NCLT is expected to finalise corporate insolvency resolution process of several stressed assets through its 11 functional benches across India. These cases would include Essar Steel, Bhushan Power & Steel, Videocon Group, Monnet Ispat, Amtek Auto, Ruchi Soya, Lanco Infratech, Jaypee Infratech among others.

Acording to law firm Lakshmikumaran & Sridharan Executive Partner Punit Dutt Tyagi, the new year is likely to “test the mettle” the bankruptcy law. “Most of the major cases pending before the NCLT are likely to be resolved and these debtors are likely to come into hands of successful bidders.”

In 2018, insolvency proceedings against some companies including Bhushan Steel, ElectroSteel Steel, Binani Cement were almost completed and the new management from their successful bidders Tata Steel, Vedanta group and Adity Birla-led UltraTech, respectively, have taken over the management control of the stressed assets.

Big corporate houses including Arcelor Mittal, Tata Steel, Reliance Industries, UltraTech Cement, U.K.-based Liberty Group, Vedanta group, Dalmia Bharat group were among the leading companies which had submitted their resolution plans to acquire the debt-ridden firms.

Other major insolvency cases being handled by the NCLT and the NCLAT include Reliance Communication, Videocon Group, Alok Industries, Lanco Infrateck, Jaypee Infratech, Jyoti Structures and ABG Shipyard.

Although, the IBC mandates completion of insolvency proceedings within 180 days of appointment of a resolution professional by the NCLT, with provision for a further extension of 90 days totalling to 270 days, several matters are running behind the schedule.

Tyagi said,”Although the 270-day deadline could not be met in a majority of the cases, the NCLTs and the NCLAT have largely delivered well-reasoned decisions. It is commendable since these tribunals are not just applying the settled law, but also interpreting new legislation such as the IBC.”

Senior advocate Abhishek Manu Singhvi, who has appeared in some major IBC cases including of Essar Steel, said there is a shortage of staff and the govt. should appoint more judges.

The NCLAT is managing well despite the odds. Judicially, they need many more members, at least double more. They are also hugely under-staffed. It’s more quantity (that is required), but quality of staff also needs serious up-gradation. Abhishek Manu Singhvi, Senior Advocate

He also mentioned that the NCLAT premises are cramped and squeezed. The huge workload is difficult to handle with such severe infrastructure problems and these issues must be addressed immediately by the government, he added. “There is no point in creating institutions and then crippling them.”

According to Srinivas, there are around 10,000 cases pending before the NCLT and the NCLAT at different stages and most of the new cases coming at these quasi-judicial forums are for insolvency.

The govt. is focusing on these issues by increasing the number of members at NCLT and NCLAT. We would open more benches as per requirement and provide them more support in terns of trained staff, specially the young professionals and assistants, who would help the benches directly by doing research etc. Ministry of Corporate Affair Secretary, Injeti Srinivas

He further stated, “We are putting a lot of emphasis on capacity building because these are all complex laws and new challenges keep coming. Whatever best capacity development can be done by holding seminars, conferences, all that has been done. We have tried to de-clog the NCLT.”

In 2017, the Reserve Bank of India had issued its first list of 12 companies defaulting on loan payments and bankruptcy proceedings were initiated against them. Later, a second list was also issued and these matters are given a high priority in the NCLT hearings.

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