GANPATI FITNESS CENTER, Vs. STATE OF RAJASTHAN
LAWS(RAJ)-2019-11-250
HIGH COURT OF RAJASTHAN
Decided on November 28,2019

Ganpati Fitness Center, Appellant
VERSUS
STATE OF RAJASTHAN Respondents

JUDGEMENT

Sangeet Lodha,J. - (1.) This miscellaneous application has been filed by the petitioner for extension of time granted by this Court vide order dated 12.9.19 to satisfy the requirement of the Scheme FIJA 2018 for the purpose of grant of authorization or renewal thereof to operate Fitness Testing Station.
(2.) Learned counsel appearing for the petitioner-applicant submits that the equipments to be installed being highly technical in nature and are manufactured and operated in combination of various equipments termed as Space Combo Test Lane, will take four months time for manufacturing and assembling and therefore, time granted vide order dated 12.9.19 for satisfying the requirement of FIJA 2018, may be further extended for a period of six months.
(3.) Indisputably, the petitioner was operating the fitness centre without renewal pursuant to the interim order passed by this Court. However, in the interest of justice, the petitioner was permitted to operate the fitness centre for further two months without renewal in terms of the Scheme of FIJA 2018.;


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