AMWAY INDIA ENTERPRISES (P) LIMITED Vs. STATE
LAWS(UTN)-2012-6-84
HIGH COURT OF UTTARAKHAND
Decided on June 07,2012

Amway India Enterprises (P) Limited Appellant
VERSUS
STATE AND OTHERS Respondents

JUDGEMENT

- (1.) Sri Bharat Ji Agrawal, senior advocate assisted by S.K. Posti, learned counsel for the petitioner. Sri A.S. Singh, Rawat, Additional Advocate-General present for the State/respondents.
(2.) Heard.
(3.) By means of this writ petition, the petitioner has sought following relief: (i) that a suitable writ, order or direction in the nature of certiorari be issued quashing the order dated June 16, 2011 (enclosed as annexure 3 to this petition). (ii) that a suitable writ, order or direction in the nature of mandamus or prohibition be issued restraining or prohibiting the respondent Nos. 2 and 3 from taking any proceedings in pursuance of the order dated June 16, 2011. (iii) that a suitable writ, order or direction in the nature of mandamus or prohibition be issued restraining or prohibiting the respondent No. 3 from taking any proceedings for imposition of tax or realization of any tax on the basis of survey dated March 15, 2011 of the order dated June 16, 2011. (iv) that any other suitable writ, order or direction as this honourable court may deem fit and proper in the facts and circumstances of the case be also issued in favour of the petitioner.;


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