M/S. AJOOMAL LILARAM AND ANOTHER Vs. UNION OF INDIA AND OTHER
LAWS(SC)-1982-11-44
SUPREME COURT OF INDIA
Decided on November 29,1982

M/S. Ajoomal Lilaram And Another Appellant
VERSUS
Union of India and Other Respondents

JUDGEMENT

- (1.) Special leave granted. The appeals will stand disposed of as stated below. Detailed reasons will be given later.
(2.) The allotment said to have been made hitherto by NAFED (The National Agricultural Cooperative Marketing Federation of India) for export of Niger Seeds during the year 1982-83 is hereby cancelled. The Sixth respondent (the National Agricultural Cooperative Marketing Federation of India) is directed to consider and dispose of the request of the petitioners for allotment of quota for export of Niger Seeds strictly in accordance with the Export Instruction No. 59 of 1982 dated June 23,1982, treating the irrevocable letters of credit already furnished by them as satisfying the requirements of the trade instruction. The request for allotment should be disposed of on first-cum-first served basis without reference to the contract price, provided the price is not less than Rs. 8,500 per metric tonnes. Cost of the appeals will be provided for when we give our reasons for the order.;


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