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Allahabad High Court
Kalyanchand Jain vs State Of U.P. & Others on 28 January, 2010
Court No. - 2

Case :- WRIT - C No. - 1593 of 2010

Petitioner :- Kalyanchand Jain
Respondent :- State Of U.P. & Others
Petitioner Counsel :- Uma Nath Pandey
Respondent Counsel :- C.S.C.

Hon'ble Ashok Bhushan,J.

Hon’ble Bala Krishna Narayana,J.

Heard learned counsel for the petitioner and the learned standing counsel.

By this writ petition the petitioner has prayed for quashing the order dated
31.12.2009 by which fair price shop of the petitioner has been suspended.
Against the impugned order, petitioner has alternative remedy of filing an
appeal. We however provide that till the stay application in the said appeal is
considered by the appellate authority no fresh allotment of fair price shop
shall be made if not already made.

The writ petition is disposed of with the aforesaid observations.

Order Date :- 28.1.2010
YK


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