BST TEXTILES MILLS PVT. LTD. Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2013-1-32
HIGH COURT OF UTTARAKHAND (AT: NAINITAL)
Decided on January 01,2013

BST Textiles Mills Pvt. Ltd. Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) Heard learned counsels for the parties.
(2.) In this bunch of writ petitions, the petitioners (most of whom claim to be manufacturers) have challenged the notice-cum-demand made by the "Mandi Samities" for payment of "market fee" for the agricultural produce which the petitioners have brought in their market area. The principal contention of the petitioners before this Court is that the market fee is not liable to be charged on their agricultural produce for the reasons that, firstly, there is no sale and purchase of the goods in the market area and, secondly, it cannot be charged under Section 27 (c) (iii) for the reasons that there is no sale, storage, processing or transaction of this agricultural produce.
(3.) The State Government is being represented by Mr. A.S. Rawat, Additional Advocate General and Mr. J.C. Belwal, Advocate represents the Mandi Samities, who have sent this notice of demand to the petitioners.;


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