INDIAN HOTEL & RESTAURANT ASSOCIATION & ANOTHER Vs. STATE OF MAHARASHTRA & ANOTHER
LAWS(SC)-2016-5-131
SUPREME COURT OF INDIA
Decided on May 10,2016

Indian Hotel And Restaurant Association And Another Appellant
VERSUS
STATE OF MAHARASHTRA AND ANOTHER Respondents

JUDGEMENT

- (1.) Heard Mr. Jayant Bhushan, learned senior counsel, along with Mr. Prasenjit Keswani, learned counsel for the petitioner-Association, Ms. Pinky Anand, learned Additional Solicitor General along with Mr. Nishant Ramakantrao Katneshwarkar, learned counsel for the State of Maharashtra, Mr. Sanjiv Sen, learned senior counsel for the respondent No.5 and Dr. Rajeev Dhavan, learned senior counsel for the respondent No.3.
(2.) It is submitted by Ms. Pinky Anand, learned Additional Solicitor General that the eight restaurants, namely, M/s. Ratna Park Restaurant and Bar, Andheri, M/s. Aero Punjab Restaurant and Bar, Andheri, M/s. Durga Prasad Restaurant and Bar, Andheri, M/s. Guddi Restaurant and Bar, MIDC, M/s. Sai Prasad (Classic) Restaurant and Bar, Andheri, M/s. Uma Palace Restaurant and Bar, Mulund, M/s. Natraj Restaurant and Bar, Tilak Nagar and M/s. Indiana Restaurant and Bar, Tardeo, have not been given the licenses because this Court had directed that criminal antecedents of the employees of these restaurants/hotels to be verified.
(3.) The singular grievance that is advanced today is that while verifying the criminal antecedents, it has come to the notice that certain employees of the restaurants and bar have been booked under certain criminal offences and, therefore, licenses have not yet been issued.;


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