MAHARASHTRA HEAVY VEHICLE AND INTERSTATE CONTAINER OPERATORS ASSOCIATION. Vs. UNION OF INDIA
LAWS(BOM)-2017-8-53
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on August 04,2017

Maharashtra Heavy Vehicle And Interstate Container Operators Association. Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

ANOOP V.MOHTA,J. - (1.) In view of the urgency so expressed, rule made returnable forthwith. Heard finally by consent.
(2.) The common issues are involved, so also the prayers and the Respondents, therefore, this Judgment.
(3.) Petitioner No.1 is an Association of more than 450 transporters as members handling 76% of the Import-Export to and from the Jawaharlal Nehru Port Trust (for short, "JNPT") Port.;


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