CADBURY INDIA LIMITED Vs. STATE OF MAHARASHTRA AND ORS
LAWS(BOM)-2017-8-268
HIGH COURT OF BOMBAY
Decided on August 18,2017

CADBURY INDIA LIMITED Appellant
VERSUS
STATE OF MAHARASHTRA AND ORS Respondents

JUDGEMENT

S.C. Dharmadhikari, J. - (1.) By this petition under Article 226 of the Constitution of India, the Petitioner challenges the order dated 12th April 2006, copy of which is at Annexure 'Z' to the petition.
(2.) That order has been passed by the third Respondent to this Writ Petition.
(3.) The Petitioner is a Company incorporated under the Indian Companies Act, 1956 carrying on its business from the registered office situated at Mumbai and the factory at Thane, District Thane.;


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