BARAKA OVERSEAS TRADERS Vs. DIRECTOR GENERAL OF FOREIGN TRADE
LAWS(SC)-2006-9-89
SUPREME COURT OF INDIA (FROM: ANDHRA PRADESH)
Decided on September 11,2006

BARAKA OVERSEAS TRADERS Appellant
VERSUS
DIRECTOR GENERAL OF FOREIGN TRADE Respondents


Referred Judgements :-

UNION OF INDIA VS. CHOWGULE AND COMPANY LIMITED [REFERRED TO]



Cited Judgements :-

RUNGTA MINES LIMITED VS. COMMISSIONER OF CENTRAL GOODS & SERVICES TAX [LAWS(JHAR)-2022-2-36] [REFERRED TO]
EX-ARMYMENS WELFARE AND SECURITY SERVICES PVT. LTD VS. UNION OF INDIA [LAWS(PAT)-2021-9-5] [REFERRED TO]
NAJAKAT ALI VS. STATE OF U.P. [LAWS(ALL)-2021-10-134] [REFERRED TO]
STANDARD METALLOYS PVT LTD VS. UNION OF INDIA AND ORS [LAWS(DLH)-2019-2-46] [REFERRED TO]
FLEMINGO DFS PRIVATE LIMITED VS. COMMISSIONER OF CUSTOMS [LAWS(APH)-2010-12-100] [REFERRED TO]
BYCELL TELECOMMUNICATIONS INDIA PVT LTD VS. UNION OF INDIA [LAWS(DLH)-2010-4-23] [REFERRED TO]
ADITYA BIRLA NUVO LTD. VS. COMMISSIONER OF CUS., BANGALORE [LAWS(CE)-2009-5-130] [RELIED ON]
UNION OF INDIA VS. RVG METALS [LAWS(DLH)-2019-4-293] [REFERRED TO]


JUDGEMENT

- (1.)This appeal has been filed against the impugned judgement & order of the Andhra Pradesh High Court dated 24.03.2000 in Writ Petition No. 4755 of 1999.
(2.)Heard learned counsel for the parties and perused the record.
(3.)The writ petition was filed in the High Court challenging the order of the Director General of Foreign Trade (hereinafter referred to as the 'DGTF'), New Delhi dated 19.02.1999 by which the appellant's request for endorsement of transferability of the three licences in question, was refused.


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