ISHWAR DAYAL JAIN Vs. UNION OF INDIA
LAWS(DLH)-1983-4-18
HIGH COURT OF DELHI
Decided on April 07,1983

ISHWAR DAYAL JAIN Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

S.B.Wad, J. - (1.)THAT Government cannot suddenly become aware that the trade is very profitable and the profit should go to state agencies and co-operatives. Export policy announced every year provides guidelines of comparatively abiding nature. Ad-hoc grant of quota/licence or changeability should have a definite direction of National interest of improving trade and to earn more Foreign Exchange. In the instant case due to lac of rational inteligible policy and improper exercise of discretion, the petitioner was deprived of his profits on his firms contracts. with foreign payers. The action qua the petitioner was arbitrary and has to be set aside.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.