AMAR AGENCIES & ORS. Vs. STATE OF MAHARASHTRA & ORS.
LAWS(BOM)-2017-5-49
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on May 05,2017

AMAR AGENCIES And ORS. Appellant
VERSUS
State of Maharashtra And Ors. Respondents

JUDGEMENT

S.V.GANGAPURWALA,J. - (1.) Rule made returnable forthwith. With the consent of parties taken up for final hearing.
(2.) All these writ petitions are based on similar set of facts and involve common question of law, as such are decided together.
(3.) The petitioners are aggrieved by the trade circular No. 9T of 2012 dated 30.06.2012.;


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