VARUNA AQUA PRODUCTS PRIVATE LIMITED Vs. STATE OF KERALA
LAWS(KER)-2017-10-217
HIGH COURT OF KERALA
Decided on October 23,2017

Varuna Aqua Products Private Limited Appellant
VERSUS
STATE OF KERALA Respondents

JUDGEMENT

Navaniti Prasad Singh, C.J. - (1.) Appellant is aggrieved by the dismissal of his writ petition by the judgment dated 4.10.2017 passed by the learned Single Judge in W.P(C). No.30286 of 2017.
(2.) We have heard the learned counsel for the appellant, learned Government Pleader for respondents 1 and 2, learned Standing Counsel for the Water Authority and the learned counsel for respondents 3 and 4 and with their consent we are disposing of this appeal at this stage itself.
(3.) In a State, which lacks industrialization, an industry fights for its survival. The apathy shown by the respondents is not only curious but surprising.;


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