INDIAN HOTEL AND RESTAURANT ASSOCIATION (AHAR) Vs. STATE OF MAHARASHTRA
LAWS(SC)-2016-9-140
SUPREME COURT OF INDIA
Decided on September 21,2016

Indian Hotel And Restaurant Association (Ahar) Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

- (1.) Let the matter be listed for final disposal on 24th November, 2016.
(2.) The persons, who have already been granted licences, shall be allowed to continue under the old terms and conditions.;


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