ALL J AND K BANQUET HALL AND CATERES ASSOCIATION Vs. STATE OF J AND K
LAWS(J&K)-2006-6-2
HIGH COURT OF JAMMU AND KASHMIR
Decided on June 06,2006

ALL J. AND K. BANQUET MALL AND CATERERS ASSOCIATION Appellant
VERSUS
STATE OF JAMMU AND KASHMIR Respondents

JUDGEMENT

- (1.) Both these writ petitions involving the same law point shall stand disposed of by this common order.
(2.) Writ Petition, OWP No. 1237/04, has been filed by the President of All J. & K. Banquet Hall and Caterers Association and others running different banquet halls within the city of Jammu. The second writ petition bearing OWP No. 1153/04, has been filed by the petitioners who have booked different banquet halls for the marriage of their wards.
(3.) Petitioners in the above writ petitions have challenged the legality of order No. 1463-GAD of 2004 dt. 27th Oct. 04, (hereinafter referred to as the order), issued by the State of Jammu & Kashmir through Under Secretary to Government, General Administration Department, vide which the scale of hospitality on wedding and related ceremonies has been regulated as under :- "a) For non vegetarian cuisine : i/ The number of guests on ring ceremonies shall not exceed 50 (fifty). ii/The number of guests at the reception of Baraat including Baraatis and the relatives of the bride shall not exceed 200 (two hundred). in/The number of guests on the function organized by the family of the bridegroom (walima functions) including relatives shall not exceed 100 (hundred). iv/ Maximum quantity of mutton (including chicken) to be prepared on the functions/ceremonies shall be as under : Ceremony Quantity a/ring ceremony 25 kgs b/reception of Baraat 100 kgs c/function organized 50 kgs by the family of the bridegroom/walima function v/Number of dishes to be served- Seven b) For vegetarian cuisine :- i/ The number of guests on ring ceremony shall not exceed 50 (fifty). ii/ The number of Baraatis shall not exceed 125 (one hundred twenty five). iii/ The number of guests at the reception of Baraat including Baraatis and relatives of the bride shall not exceed 250 (two hundred fifty). iv/ The number of guests on the function organized by the family of the bridegroom including relatives shall not exceed 250 (two hundred fifty). v/ There shall be no restriction on the quantity and the number of vegetable dishes to be served on any of the functions. There shall also be no restriction about the quantity of sweets, fruits, tea and coffee or cold drinks on any of the functions......";


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.