RAI BAHADUR NARAYAN SUGAR MILLS LTD Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2012-10-73
HIGH COURT OF UTTARAKHAND
Decided on October 10,2012

Rai Bahadur Narayan Sugar Mills Ltd Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) This petition has a chequered history and, over a period of time, the respondents have passed various orders refusing to renew the licence of the petitioner which was initially granted but subsequently cancelled.
(2.) Consequently, it would be appropriate to narrate the history in brief.
(3.) The petitioner is a Public Limited Company registered under the Companies Act and is engaged in the business of manufacture and sale of crystal sugar from its sugar factory which is situated in Laksar in District Haridwar in the State of Uttarakhand under a licence granted under the provisions of the Industries (Development and Regulation) Act, 1951. The petitioner's sugar factory has a licence capacity of 10000 tonnes crushed per day (T. C. D. ) but its crushing capacity is 6500 T. C. D. and is producing approximately 5.35 lac quintals of molasses as admitted by the respondents in paragraph 5 of their counter affidavit.;


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