PACE SETTER BUSINESS SOLUTIONS PVT LTD Vs. UNION OF INDIA & ORS
LAWS(BOM)-2017-4-202
HIGH COURT OF BOMBAY
Decided on April 03,2017

Pace Setter Business Solutions Pvt Ltd Appellant
VERSUS
Union of India And Ors Respondents

JUDGEMENT

- (1.) This petition under Article 226 of the Constitution of India challenges the order dated 21st July, 2015 passed by the third respondent.
(2.) Since the writ petition is pending in this Court from 14th August, 2015 and appeared on our Board on several occasions, we have found that the Revenue has not filed any affidavit controverting the factual and the legal position.
(3.) The facts lie in a very narrow compass. Since there are no contrary submissions made on affidavit, we dispose of this writ petition at this stage itself by a short order.;


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