UNION OF INDIA Vs. AGRICAS LLP
LAWS(SC)-2020-8-30
SUPREME COURT OF INDIA
Decided on August 26,2020

UNION OF INDIA Appellant
VERSUS
Agricas Llp Respondents


Referred Judgements :-

THE ESCHERSHEIM ANR VS. THE JADE ERKOWIT AND ANR. [REFERRED TO]
MACLAINE WATSON AND CO. LTD. VS. DEPARTMENT OF TRADE AND INDUSTRY AND ANR. [REFERRED TO]
RAI SAHIB RAM JAWAYA KAPUR VS. STATE OF PUNJAB [REFERRED TO]
PRESIDENT OF INDIA VS. BERUBARI UNION AND EXCHANGE OF ENCLAVES [REFERRED TO]
RAM KISHORE SEN VS. UNION OF INDIA [REFERRED TO]
MAGANBHAI ISHWARBHAI PATEL MANIKANT TIWARI VS. UNION OF INDIA [REFERRED TO]
HIS HOLINESS KESAVANANDA BHARATI SRIPADAGALVARU SHRI RAGHUNATH RAO GANPAT RAO N H NAWAB MOHAMMAD IFTIKHAR ALI KHAN SHETHIA MINING AND MANUFACTURING CORPORATION LIMITED THE ORIENTAL GOAL GO LIMITED VS. STATE OF KERALA:UNION OF INDIA [REFERRED TO]
JOLLY GEORGE VARGHESE VS. BANK OF COCHIN [REFERRED TO]
GRAMOPHONE COMPANY OF INDIA LIMITED VS. BIRENDRA BAHADUR PANDEY [REFERRED TO]
RAJ PARKASH CHEMICALS LIMITED VS. UNION OF INDIA [REFERRED TO]
ASSOCIATED CEMENT COMPANY LIMITED VS. COMMISSIONER OD CUSTOMS [REFERRED TO]
STATE OF PUNJAB VS. DEVANS MODERN BREWARIES LIMITED [REFERRED TO]
PRATAP SINGH VS. STATE OF JHAKHAND [REFERRED TO]
S AND S ENTERPRISE VS. DESIGNATED AUTHORITY [REFERRED TO]
ENTERTAINMENT NETWORK INDIA LTD VS. SUPER CASSETTE INDUSTRIES LTD [REFERRED TO]
KARAN DILEEP NEVATIA VS. UNION OF INDIA [REFERRED TO]
DELHI INTERNATIONAL AIRPORT LTD VS. INTERNATIONAL LEASE FINANCE CORPN [REFERRED TO]
COMMISSIONER OF CUSTOMS, BANGALORE VS. M/S. G.M. EXPORTS & OTHERS [REFERRED TO]
DIRECTOR GENERAL OF FOREIGN TRADE AND ORS. VS. KANAK EXPORTS AND ORS. [REFERRED TO]


JUDGEMENT

SANJIV KHANNA, J. - (1.)Aplications seeking intervention/impleadment are allowed.
(2.)Considering the nature of controversy involved, this Court, with the consent of the counsels for the parties, vide order dated 29th June 2020 had deemed it appropriate to hear and decide challenge to the validity of the notifications dated 29th March 2019 bearing S.O. Numbers. 1478-E,1479-E, 1480-E and 1481-E pending in several Writ Petitions filed before different High Courts. We have also examined and decided the connected challenge to the Trade Notice dated 16th April 2019 issued by the Directorate General of Foreign Trade on the ground of excessive delegation as not being in accord with sub-section (2) to Section 3 read with the bar under sub-section (3) to Section 6 of the Foreign Trade (Development and Regulation) Act, 1992 (hereinafter referred to as 'FTDR Act').
(3.)Accordingly, we had heard arguments and by this common judgment would be disposing of the respective Writ Petitions, subject matter of these Transfer Petitions. This decision would also apply to the Writ Petitions filed by the intervening applicants.
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