Radhika vs Union on 29 January, 2010

Gujarat High Court
Radhika vs Union on 29 January, 2010
Author: Ks Jhaveri,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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SCA/12252/2009	 2/ 2	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

SPECIAL
CIVIL APPLICATION No. 12252 of 2009
 

 


 

 
=========================================================

 

RADHIKA
PETROLEUM & 1 - Petitioner(s)
 

Versus
 

UNION
OF INDIA & 4 - Respondent(s)
 

=========================================================
 
Appearance
: 
M/S
TRIVEDI & GUPTA for
Petitioner(s) : 1 - 2. 
NOTICE SERVED BY DS for Respondent(s) : 1 -
2. 
MR PS CHAMPANERI for Respondent(s) : 1, 
MRS MAUNA M BHATT
for Respondent(s) : 3 -
5. 
=========================================================


 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE KS JHAVERI
		
	

 

 
 


 

Date
: 29/01/2010 

 

 
 
ORAL
ORDER

Heard.

Rule.

Expedited.

The
petitioner was a partner in the partnership firm known as M/s
Radhika Petroleum for dealership of the retail sales supply of
Kerosene (‘SKO’ for short) and other for lubricants and specialties
under the SSI agreement.

On
the peculiar facts of the case it is directed that in compliance with
the orders dated 02.04.2009 and 23.04.2009 passed by this Court in
Appeal From Order No. 270 of 2008 and cognate matters, respondent
IOCL will accept reconstitution of petitioner’s firm after the
retirement of one of the partners Lalluram Sharma as expeditiously as
possible in the matter of dealerships of SKO.

Pending
the finalization of reconstitution of the petitioner firm, it would
be entitled to make its offer for the appointment of SSI dealer in
response to the advertisement dated 26.10.2009 and such and
application is made, it is understood that same will be considered
and decided by respondent IOCL on merits without taking into account
its alleged dissatisfaction about the performance of the petitioner
as expressed prior to this Court’s orders referred to above, vide its
letter dated 27.07.2007 and 01.08.2007.

(K.S.JHAVERI,
J.)

niru*

   

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