B RAJENDRA OIL MILLS Vs. ASSISTANT COLLECTOR OF CENTRAL EXCISE HYDERABAD
LAWS(APH)-1972-8-1
HIGH COURT OF ANDHRA PRADESH
Decided on August 18,1972

B.RAJENDRA OIL MILLS Appellant
VERSUS
ASSISTANT COLLECTOR OF CENTRAL EXCISE, HYDERABAD Respondents

JUDGEMENT

Gopal Rao Ekbote, J. - (1.) These three petitions raise common questions. They can therefore be disposed of by a common order.
(2.) In order to appreciate the contentions raised, it is enough to mention in outline the facts of W.P. No. 1902 of 1969. The facts in the other two petitions are almost similar.
(3.) The petition is filed for the issue of a writ of mandamus directing the respondents to refrain from enforcing the provisions of the Produce Cess Act, 1966 (hereinafter called the Act) against the petitioner till sufficient satutory provisions are made for the effective implementation of the Act.;


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