DOVE INVESTMENTS PVT LTD Vs. GUJARAT INDUSTRIAL INV CORPORATION
LAWS(SC)-2006-2-78
SUPREME COURT OF INDIA (FROM: MADRAS)
Decided on February 02,2006

DOVE INVESTMENTS PVT.LTD. Appellant
VERSUS
GUJARAT INDUSTRIAL INV. CORPORATION Respondents





Cited Judgements :-

P. JEYAPANDI VS. THE REVENUE DIVISIONAL OFFICER [LAWS(MAD)-2008-6-603] [REFERRED TO]
MAHENDER VS. D. VENKAT REDDY AND ORS. [LAWS(APH)-2015-8-25] [REFERRED TO]
PARENTS ASSOCIATION OF STUDENTS VS. M A KHAN [LAWS(SC)-2008-12-161] [REFERRED TO]
RAJ CHIKITSA PVT. LTD. VS. REGISTRAR OF COMPANIES [LAWS(PAT)-2012-10-68] [REFERRED TO]
SURYA DEV KUMAWAT VS. ASSISTANT COMMISSIONER OF INCOME TAX [LAWS(RAJ)-2016-11-82] [REFERRED TO]
BHARAT BHUSHAN AGARWAL VS. JAI MATA FOODS LTD. [LAWS(CL)-2014-3-3] [REFERRED TO]
BDA PRIVATE LIMITED VS. PAUL P JOHN [LAWS(DLH)-2008-4-34] [REFERRED TO]
MESSER HOLDINGS LIMITED VS. SHYAM MADANMOHAN RUIA [LAWS(BOM)-2010-9-8] [REFERRED TO]
ORIGINS ADVERTISING PRIVATE LIMITED VS. STATE OF U.P. [LAWS(ALL)-2012-6-51] [REFERRED TO]
SYED MUSHARRAF MEHDI AND SYED IQBAL MEHDI VS. FRONTLINE SOFT LIMITED AND ORS. [LAWS(CL)-2006-8-12] [REFERRED TO]
Dhruba Charan Mohapatra VS. State of Orissa [LAWS(ORI)-2009-3-49] [REFERRED TO]
B BHARAT KUMAR VS. OSMANIA UNIVERSITY [LAWS(SC)-2007-5-56] [REFERRED TO]
GAURI SHANKER VS. IIIRD ADDL. DISTRICT JUDGE, BALLIA [LAWS(ALL)-2010-5-328] [REFERRED TO]
IN RE: GAURI SHANKER VS. STATE [LAWS(ALL)-2010-5-421] [REFERRED]
SAEEDA ASHRAF VS. V ADDITIONAL DISTRICT JUDGE FAIZABAD [LAWS(ALL)-2021-10-73] [REFERRED TO]
JER RUTTON KAVASMANEK AND ANR. VS. GHARDA CHEMICALS LTD. AND ORS. [LAWS(BOM)-2011-6-221] [REFERRED TO]
MOSIRA BIBI VS. STATE OF ASSAM [LAWS(GAU)-2006-9-51] [REFERRED TO]
PROMUK HOFFMAN INTERNATIONAL LTD VS. STATE OF RAJASTHAN [LAWS(RAJ)-2008-8-24] [REFERRED TO]
SHAMIM AHMAD VS. STATE OF U P [LAWS(ALL)-2010-10-81] [REFERRED TO]
RASHAMOY GHOSH VS. SWAPNA GHOSH [LAWS(TRIP)-2022-3-4] [REFERRED TO]
RAJENDRA KUJUR VS. THE STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2015-3-106] [REFERRED TO]
COMMISSIONER OF INCOME TAX VS. AMIT K. JAIN ALIAS ANIL K. JAIN [LAWS(GJH)-2016-8-246] [REFERRED TO]
PURNA CHANDRA BEHERA VS. DIBAKAR BEHERA [LAWS(ORI)-2008-8-82] [REFERRED TO]
NAND KUMAR SINGH VS. INDICA COMPOSITE PRIVATE LIMITED [LAWS(JHAR)-2018-4-7] [REFERRED TO]
V ROSALI VS. TAICO BANK [LAWS(SC)-2007-1-89] [REFERRED TO]
MALAKAPPA VS. ANNAPURNA [LAWS(KAR)-2009-12-14] [REFERRED TO]
MEHSANA DISTRICT CENTRAL COOPERATIVE BANK LTD VS. GUJARAT INDUSTRIES POWER COMPANY LTD [LAWS(GJH)-2018-7-31] [REFERRED TO]
BRITANNIA INDUSTRIES LTD VS. MAHARASHTRA GENERAL KAMGAR UNION [LAWS(BOM)-2007-10-21] [REFERRED TO]
DEBAJIT GOGOI VS. STATE OF ASSAM [LAWS(GAU)-2022-5-22] [REFERRED TO]
JER RUTTON KAVASMANEK AND ANOTHER VS. GHARDA CHEMICALS LTD. AND OTHERS [LAWS(BOM)-2014-6-239] [REFERRED TO]
SHIRISH MADHUKAR DALVI VS. ASSISTANT COMMISSIONER OF INCOME TAX [LAWS(BOM)-2006-7-127] [REFERRED TO]
KANSAI NEROLAC PAINTS LIMITED VS. PAINTS EMPLOYEES UNION [LAWS(BOM)-2007-10-252] [REFERRED]
MADHAI CHANDRA MONDAL VS. STATE OF WEST BENGAL [LAWS(CAL)-2017-4-82] [REFERRED TO]


JUDGEMENT

S. B. Sinha, J. - (1.)Leave granted in both the special leave petitions.
(2.)These appeals arising out of a common judgment and order dated 30-12-2004 passed by the High Court of Madras in C.M.A. Nos. 3188 and 3223 of 2004, were taken up for hearing together and are being disposed of by this common judgment.
(3.)The factual matrix of the matter, however, would be noticed from Civil Appeal arising out of S.L.P. (Civil) No.5260 of 2005.


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