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Haritha Minerals And Beverages vs State Of Kerala on 19 November, 2008

Kerala High Court
Haritha Minerals And Beverages vs State Of Kerala on 19 November, 2008
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 34121 of 2008(K)


1. HARITHA MINERALS AND BEVERAGES
                      ...  Petitioner

                        Vs



1. STATE OF KERALA, REP. BY CHIEF
                       ...       Respondent

2. INSPECTING ASSISTANT COMMISSIONER

3. DEPUTY COMMISSIONER (APPEALS)

                For Petitioner  :SRI.R.PADMARAJ

                For Respondent  : No Appearance

The Hon'ble MR. Justice K.M.JOSEPH

 Dated :19/11/2008

 O R D E R
                                  K.M.JOSEPH, J.
                       - - - - - - - - - - - - - - - - - - - - - - - - -
                           WP.(C) No.34121 of 2008
                       - - - - - - - - - - - - - - - - - - - - - - - - -
                   Dated this the 19th day of November, 2008

                                     JUDGMENT

I heard learned counsel for the petitioner and the learned

Government Pleader.

The writ petition is disposed of directing the third respondent to

consider and take a decision on Ext.P5 stay petition in accordance with law

within a period of three weeks from the date of receipt of a copy of this

judgment. There will be a stay of recovery proceedings till a decision is

taken. Petitioner will produce a copy of this judgment before the third

respondent as soon as it is received.

(K.M. JOSEPH, JUDGE)

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