KASHI VISHWANATH STEELS LIMITED Vs. UNION OF INDIA & OTHERS
LAWS(UTN)-2013-9-56
HIGH COURT OF UTTARAKHAND
Decided on September 09,2013

KASHI VISHWANATH STEELS LIMITED Appellant
VERSUS
UNION OF INDIA AND OTHERS Respondents

JUDGEMENT

- (1.) Heard learned counsel for the parties.
(2.) Present petition has been filed by the petitioner for the following reliefs: "a) Issue a writ of certiorari or any other writ, order or direction calling for the records of the case leading to the issuing of the impugned demand letter dated 22.09.2010 along with letters dated 27.07.2010 and 03.08.2010 by respondent no.3 and quashing the same on a consideration of the grounds forming subject matter of the present petition; b) Issue a writ of prohibition or any other writ, order or direction thereby prohibiting the respondent nos.1 to 4 from detaining the goods of the petitioner for nonpayment of the said amount of Rs. 43,57,372/- by the petitioner. c) Award costs through out to the petitioner. d) Issue any other writ, order or direction granting to the petitioner all other necessary and consequential reliefs as may be deemed just and proper in the facts and circumstances of the present case."
(3.) Earlier Writ Petition No.1470 of 2010 (M/S) was filed by the petitioner before this Court challenging the demand letter dated 27.07.2010 and 03.08.2010. The said writ petition was disposed of on 18.08.2010, by giving liberty to the petitioner to file objections against the notice-dated 27.07.2010. The respondent no.3 was also directed to dispose of the objections by speaking order within a period of four weeks. In compliance of the order dated 18.08.2010 passed by this Court, the petitioner made a detailed representation to the respondent no.3 on 25.08.2010. The Divisional Railway Manager (Commercial), Izzat Nagar issued a letter on 22.09.2010 addressed to the Senior Manager of the Petitioner Company.;


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