AYUDH UPASKAR NIRMANI KALYAN SAMITI Vs. GOVT OF INDIA
LAWS(SC)-2006-11-46
SUPREME COURT OF INDIA (FROM: ALLAHABAD)
Decided on November 14,2006

AYUDH UPASKAR NIRMANI KALYAN SAMITI, KANPUR Appellant
VERSUS
GOVT. OF INDIA Respondents

JUDGEMENT

Arijit Pasayat, J. - (1.)Leave granted.
(2.)Appellant calls in question legality of the judgment rendered by a Division Bench of the Allahabad High Court dismissing the writ petition filed by the appellant under Article 226 of the Constitution of India, 1950 (in short the Constitution).
(3.)Background facts in a nutshell are as follows: The writ petition was filed for quashing the order dated l.4.2005 passed by the Joint Director (Personnel and Administration), Ordnance Equipment Factories, Kanpur, (in short OEF), the respondent No. 4 and the order dated 21.6.2005 passed by the Director General, Ordnance Factories, Government of India, Kolkatta, respondent No. 6. A further relief was sought for restraining the respondents from interfering with the running of the O.E.F. Secondary School (hereinafter referred to as the Secondary School) from the premises in question pursuant to the aforesaid orders and for restraining the respondents from demanding an amount of Rs. 18,307/- towards monthly rent and Rs. 21,968/- and premium towards lease rent and to permit the appellant to run the Secondary School on payment of rent of Rs. 3,904/- per annum. A direction for refund of the amount of Rs. 32,95,315/- to the appellant which had been deposited by it, was also claimed.
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