E.K.George vs The State Of Kerala on 11 July, 2008

Kerala High Court
E.K.George vs The State Of Kerala on 11 July, 2008
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 3644 of 2005(H)


1. E.K.GEORGE, FL-1/48, MAHARAJA WINES,
                      ...  Petitioner

                        Vs



1. THE STATE OF KERALA, REP. BY ITS
                       ...       Respondent

2. THE EXCISE COMMISSIONER,

3. THE ASSISTANT EXCISE COMMISSIONER,

                For Petitioner  :SRI.P.RAMAKRISHNAN

                For Respondent  :GOVERNMENT PLEADER

The Hon'ble MR. Justice KURIAN JOSEPH

 Dated :11/07/2008

 O R D E R
                        KURIAN JOSEPH, J.
               -----------------------------------------
                    W.P(C) No.3644 of 2005
               -----------------------------------------
              Dated this the 11th day of July, 2008

                             JUDGMENT

In the matter of consideration of Ext.P2 application there is

already an interim order dated 1-2-2005. Therefore, the writ

petition is disposed of in terms of the said interim order.

(KURIAN JOSEPH, JUDGE)

ahg.

KURIAN JOSEPH, J.

———————————–
W.P(C).No.3644 of 2005

———————————–

JUDGMENT

11th July, 2008

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