STATE OF MAHARASHTRA Vs. G A PITRE
LAWS(SC)-1982-5-9
SUPREME COURT OF INDIA (FROM: BOMBAY)
Decided on May 03,1982

STATE OF MAHARASHTRA Appellant
VERSUS
G.A.PITRE Respondents

JUDGEMENT

- (1.) This special leave petition is directed against the judgment dated June 23, 1979 of the Bombay High Court in Special Civil Application No, 1444 of 1977.
(2.) As long back as on Aug. 25, 1980 a three-Judge Bench passed an interim order in this special leave petition directing the Government of Maharashtra, the petitioner herein, to decide the question whether the order staying the cancellation of the licences or leases granted by it should be upheld or set aside. The Court observed in its order that the State Government may decide the aforesaid question notwithstanding any finding recorded by the High Court of Bombay in its judgment dated June 28, 1979. The State Government was directed to dispose of the question after hearing the parties and by a reasoned order. The special leave petition was adjourned for four weeks in order to enable the State Government to decide the question.
(3.) The special leave petition came up before the Court three months later, i.e. on November 24, 1980. Since the Government of Maharashtra had not yet decided the question referred to it, the matter was adjourned to December 18, 1980.;


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