VIBHU DRINKS PRIVATE LIMITED Vs. ASSISTANT PROVIDENT FUND COMMISSIONER
LAWS(BOM)-2017-11-371
HIGH COURT OF BOMBAY
Decided on November 23,2017

Vibhu Drinks Private Limited Appellant
VERSUS
ASSISTANT PROVIDENT FUND COMMISSIONER Respondents

JUDGEMENT

R. K. Deshpande, J. - (1.) Rule. Rule Made Returnable Forthwith. Heard Finally With consent of the learned counsels appearing for the parties.
(2.) Challenge In This Petition Is To The Show Cause Notices Dated 12-1-2015, 12-5-2015 and 15-6-2015 issued by the Employees Provident Fund Organisation calling upon the petitioner to pay total dues of Rs. 17,76,828/ outstanding against M/s Niranjan Ayurved Bhavan Limited, Khairlanji, Tumsar, District Bhandara.
(3.) It Is Not In Dispute That The Petitioner Has Purchased This property for total consideration of Rs. 50,00,000/ (Rupees Fifty Lacs Only) as per the deed of conveyance dated 7-4-2006 executed by the Official Liquidator, High Court of Bombay, Bench at Nagpur appointed over M/s Niranjan Ayurved Bhavan Limited. It is the case of the respondent Employees Provident Fund Organisation that the provident fund dues of the employees of M/s Niranjan Ayurved Bhavan Limited (a company which has gone under liquidation) to the tune of Rs. 17,76,828/ are required to be recovered from the petitioner in terms of Section 17B of the Employees' Provident Funds and Miscellaneous Provisions Act, 1952 and therefore, show cause notices in question were issued.;


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