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Allahabad High Court
M/S Shriram Bioseed Genetics … vs State Of U.P.Through Its Prin. … on 4 August, 2010
Court No. - 1

Case :- MISC. BENCH No. - 7364 of 2010

Petitioner :- M/S Shriram Bioseed Genetics India Ltd.Through Its Manager
Respondent :- State Of U.P.Through Its Prin. Secy. Deptt. Of Agriculture
Petitioner Counsel :- Dipak Seth,Ratnesh Chandra
Respondent Counsel :- C.S.C.,V.P.Nag

Hon'ble Pradeep Kant,J.

Hon’ble Ritu Raj Awasthi,J.

List this matter on 6.8.2010 to enable the learned State Counsel to obtain
instructions in the matter and to produce the relevant records regarding
enquiry conducted by EOW. The State Counsel shall also seek instructions as
to whether merely on some report of EOW, the State Government could
black-list the petitioners and that too without affording any opportunity or the
power to black-list, vests with the Seed Corporation, in pursuance of which
the license of the petitioners have already been cancelled.

Order Date :- 4.8.2010
vks


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