STAR ICE FACTORY Vs. GUJARAT URJA VIKAS NIGAM LTD
LAWS(GJH)-2014-5-29
HIGH COURT OF GUJARAT
Decided on May 01,2014

Star Ice Factory Appellant
VERSUS
GUJARAT URJA VIKAS NIGAM LTD Respondents

JUDGEMENT

R.M.CHHAYA, J. - (1.) BY way of this petition under Article 226 of the Constitution of India, the petitioner has challenged the order dated 27/28.9.2004 passed by the Appellate Authority of the respondent.
(2.) THIS Court (Coram: Hon'ble Mr. Justice M.R. Shah) by an order dated 20.12.2004 admitted this petition and granted ad -interim relief in terms of para 8(c) on condition that the petitioner should deposit the amount of Rs.1,70,671/ - within a period of one week from today and the balance amount which approximately comes to Rs.7 lacs will be deposited by the petitioner within five equal monthly installments commencing from 1.1.2005. During the pendency of this petition Gujarat Electricity Board is converted into Gujarat Urja Vikas Nigam Ltd. and Paschim Gujarat Vij. Co. Ltd. respectively and therefore the petitioner was permitted to substitute original respondent no.1 and original respondent no.2 respectively.
(3.) THE facts which can be culled out from the record of the petition are as under :;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.