SHIOM ENTERPRISES Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2017-9-30
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on September 21,2017

Shiom Enterprises Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

B.P.DHARMADHIKARI,J. - (1.) Considering the nature of controversy and developments mentioned in this judgment, we have heard the matter finally by issuing Rule with consent of all and making it returnable forthwith at the stage of admission itself. Accordingly, we have heard the learned Shri M.G. Bhangde, Senior Advocate with Shri S.N. Tapadia for the petitioners and Mrs. K.S. Joshi, learned Additional GP for the respondents.
(2.) The members of Banaffar family are the petitioners before this Court through their proprietory concerns. The proprietor of petitioner No. 2, petitioner No. 3, petitioner No. 4 and petitioner No. 5 concerns Govindsingh, expired after filing of petition and on 15.12.2016, his two sons are brought on record as his heirs by the petitioners. Those two sons independently are also parties before this Court as proprietor of petitioner No. 1 concern and proprietors of Respondent Nos. 6 and 7 concerns.
(3.) The challenge in this writ petition is to omission by respondent No. 2 to look into the requests made by the petitioners respectively on 24.08.2012, 21.02.2013, 18.09.2013, 18.03.2014 and one application dated 07.02.2015. They pray that before proceeding further with the proceedings for assessment in terms of notice dated 06.06.2012, these applications moved by them must be decided.;


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