RUPIN BANKAR Vs. UNION OF INDIA
LAWS(BOM)-2017-4-174
HIGH COURT OF BOMBAY
Decided on April 10,2017

Rupin Bankar Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

- (1.) This writ petition under Article 226 of the Constitution of India challenges a show cause notice dated 26th August, 2015, copy of which is Annexure-A to the petition.
(2.) The petitioner seeks a declaration that this show cause notice is not maintainable for the simple reason that it is issued 'ex fecie' without jurisdiction.
(3.) Firstly, we notice certain undisputed facts.;


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