UNION OF INDIA Vs. ORIENT PAPER AND INDUSTRIES LTD
LAWS(CAL)-1983-3-31
HIGH COURT OF CALCUTTA
Decided on March 31,1983

UNION OF INDIA Appellant
VERSUS
ORIENT PAPER AND INDUSTRIES LTD. Respondents

JUDGEMENT

Murari Mohan Dutt, J. - (1.) These three applications have been filed by the Union of India, the Joint Secretary, Department of Industrial Development, Ministry of Industries, Government of India and the Controller appointed by the Government of India under the Paper (Control) Order, 1979 praying for stay of the interim orders passed by the learned Judge on the respective writ applications of the respondents, Orient Paper and Industries Ltd., Sirpur Paper Industries Ltd. and Andhra Pradesh Paper Mills Ltd., while issuing the Rules Nisi on such applications. The applications have been filed in the connected appeals preferred against the said interim order of the learned Judge passed in the Rules Nisi.
(2.) It appears that in the year 1974, an order, namely, Paper (Control of Production) Order, 1974 was passed by the Central Government in order to ensure production of minimum percentage of common writing and printing paper. The said order was, subsequently, replaced by the Paper (Regulation of Production) Order, 1978 dated March 8, 1978. In terms of both these orders, white printing paper was to be manufactured to the extent of at least 30% of the total quantity of paper manufactured by the different paper mills.
(3.) It appears that the Central Government also passed an order being Paper (Control) Order, 1979 Under Section 3 of Essential Commodities Act, 1955. Under the Paper (Control) Order, the retention price of white printing paper was fixed by the Central Government from time to time. On December 24, 1981, the retention price of white printing paper was fixed by the Central Government at Rs. 4,200/- per metric tonne.;


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