COIMBATORE JEWELLERY MANUFACTURERS ASSOCIATION Vs. CHIEF ELECTION COMMISSIONER OF INDIA
LAWS(MAD)-2019-4-63
HIGH COURT OF MADRAS
Decided on April 05,2019

Coimbatore Jewellery Manufacturers Association Appellant
VERSUS
CHIEF ELECTION COMMISSIONER OF INDIA Respondents

JUDGEMENT

S. Manikumar, J. - (1.) Coimbatore Jewellery Manufacturers Association, Coimbatore, represented by its President has filed writ petition No.10525 of 2019, for a Mandamus, directing the Chief Election Commissioner of India, New Delhi and the Chief Electoral Officer and Secretary to Government,, Chennai/first and third respondents herein, to issue appropriate directions/guidelines for carrying gold, for manufacture and sale within or to a place outside the State of Tamil Nadu and issue appropriate directions to the authorities, acting under the 3rd respondent, to desist from harassing the members of the petitioner's association when the goods are accompanied with valid documents under the Tamil Nadu Goods and Services Tax, Act, 2017, during the period of operation of electoral code of conduct.
(2.) The Madras Jeweller and Diamond Merchant's Association, represented by its Honorary Secretary, has filed W.P.No.10443 of 2019, for a Mandamus, directing the respondents 1 and 2 not to seize the stock in trade of the members of the Petitioner Association, which are duly accompanied by valid documents, during their transit from one place to another in the course of their normal business activity.
(3.) As both the writ petitions relate to a prayer, for issuance of writ of mandamus, as stated supra, averments and submissions being similar, they are taken up together and disposed of, by a common order. Facts in W.P.No.10525 of 2019:;


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