CARTYBON PRIVATE LIMITED Vs. STATE OF GUJARAT
LAWS(GJH)-1979-9-22
HIGH COURT OF GUJARAT
Decided on September 27,1979

CARTYBON PRIVATE LIMITED Appellant
VERSUS
STATE Respondents

JUDGEMENT

A.N.SURTI - (1.) The respondents by the impugned notice dated April 30 1976 called upon the petitioner Company to pay to them a sum of Rs. 87 235 on account of arrears of land revenue as per details given in the notice Annexure A within a period of fifteen days from the date of the service of the said notice to the petitioner Company otherwise the respondents threatened compulsory proceedings against the petitioner Company for the recovery of the same. The petitioners were aggrieved by the said impugned notice and have filed the present petition in this Court.
(2.) In order to appreciate the grievance of the petitioner Company a few relevant facts may be stated.
(3.) The petitioner Company is registered under the Indian Companies Act and is engaged in the business of manufacturing carbon papers type. writer ribbons stamppads etc. and has got its factory in Goa. The petitioner Company is having its branch office in Ahmedabad.;


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