FOOD CORPORATION OF INDIA Vs. ADDITIONAL DISTRICT JUDGE
LAWS(UTN)-2013-1-35
HIGH COURT OF UTTARAKHAND (AT: NAINITAL)
Decided on January 15,2013

The Food Corporation of India Appellant
VERSUS
The Additional District Judge Respondents

JUDGEMENT

- (1.) Since the controversy involved in all the four writ petitions is similar, between the same parties, therefore, for the sake of convenience, they are being decided by this common judgment.
(2.) By means of these writ petitions, the petitioner- Food Corporation of India has sought writ in the nature of certiorari for quashing the impugned orders passed by the appellate Court as well as the Prescribed Authority.
(3.) Learned counsel for both the parties have agreed that these petitions be disposed of at admission stage since there is no factual dispute and only legal questions are to be decided.;


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