V.I.P. INDUSTRIES LIMITED Vs. STATE OF UTTARAKHAND AND THREE OTHERS
LAWS(UTN)-2012-4-84
HIGH COURT OF UTTARAKHAND
Decided on April 04,2012

V.I.P. Industries Limited Appellant
VERSUS
STATE OF UTTARAKHAND AND THREE OTHERS Respondents

JUDGEMENT

B.S. Verma, J. - (1.) Misc. Application No. 2344 of 2012
(2.) HEARD learned counsel for the parties. By means of this writ petition, the petitioner has sought the following relief: - 1. To issue a writ, order or direction in the nature of mandamus directing the respondent nos. 1 to 4 to restrain the employees and their associates from obstructing the ingress and egress of any officer, willing workmen, employees, etc. in to and out of the petitioner's office, installations, establishments etc. and may further direct the respondents to restrain the employees and other persons from holding any meetings, gathering within 500 meters of the outer radius of the petitioner's premises. To issue a writ, order or direction in the nature of mandamus directing the respondents to ensure the safety and security of the employees working in the petitioner's factory and further to ensure that the erring employees do not resort to destruction of petitioner's factory, raw material or manufactured and finished goods.
(3.) TO issue any other suitable order or direction as this Hon'ble court may deem fit and proper under the facts and circumstances of the case.;


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