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Allahabad High Court
M/S Shilp Creations vs U.P. Pollution Control Board on 3 August, 2010
Court No. - 34

Case :- WRIT - C No. - 45816 of 2010

Petitioner :- M/S Shilp Creations
Respondent :- U.P. Pollution Control Board
Petitioner Counsel :- Gulrez Khan
Respondent Counsel :- P.C. Shukla

Hon'ble Prakash Chandra Verma,J.

Hon’ble Ram Autar Singh,J.

Admit.

Notice on behalf of respondent no.1 has been accepted by
Sri P.C. Shukla, who prays for and is allowed four weeks’
time to file counter affidavit. Petitioner will have two weeks
thereafter for filing rejoinder affidavit.

List thereafter for further orders.

In the meantime, the sole respondent shall not compel the
closure of the factory as the petitioner is observing all the
norms and Effluent Treatment Plant of the petitioner is to be
ready within three months.

Office shall issue certified copy of this order on payment of
usual charges by tomorrow.

Order Date :- 3.8.2010
Rks.


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