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The State Of Tamil Nadu Rep. By ... vs K. Balu & Anr on 15 December, 2016

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Kerala High Court
Kerala State Beverages ... vs The Secretary on 6 August, 2014
        

 
IN THE HIGH COURT OF KERALA AT ERNAKULAM

                                      PRESENT:

         THE HONOURABLE THE CHIEF JUSTICE MR.MOHAN M.SHANTANAGOUDAR
                                         &
                   THE HONOURABLE MR. JUSTICE ANIL K.NARENDRAN

              FRIDAY, THE 13TH DAY OF JANUARY 2017/23RD POUSHA, 1938

                             WP(C). NO.17310 OF 2014 (K)
                                   --------------
PETITIONER(S):
-------------

      KERALA STATE BEVERAGES (MANUFACTURING & MARKETING)
      CORPORATION LIMITED P.B NO. 2263, SASTHAKRIPA OFFICE COMPLEX,
      SASTHAMANGALAM P.O., TRIVANDRUM - 695 010,
      REPRESENTED BY ITS REGIONAL MANAGER, ERNAKULAM MR. K.N.RAJATH.

      BY ADV. SRI.NAVEEN.T., SC, KERALA STATE BEV.CO.



RESPONDENT(S):
--------------

      1. THE SECRETARY, LOCAL SELF GOVERNMENT DEPARTMENT,
         GOVERNMENT SECRETARIAT, THIRUVANANTHAPURAM - 695 001.

      2. THE SECRETARY, KULASEKHARAPURAM GRAMA PANCHAYATH,
         ADINADU NORTH P.O., KOLLAM DISTRIDCT - 690 542.

      3. KULASEKHARAPURAM GRAMA PANCHAYATH COUNCIL,
         REPRESENTED BY ITS SECRETARY, ADINADU NORTH P.O.,
         KOLLAM DISTRICT - 690 542.

 ADDITIONAL RESPONDENT IMPLEADED:

      4. K.P. MOHAMMED,
         ADVOCATE, ACTION COUNCIL CHAIRMAN,
         JANAKEEYA SAMARA VEDI. PULLIYIL HOUSE, K.S.PURAM P.O.,
         KARUNAGAPPALLY, KOLLAM.
       (ADDITIONAL 4TH RESPONDENT IS IMPLEADED AS PER ORDER DATED 6.8.2014 IN
         I.A. NO.9910 OF 2014.)

          R4 BY ADVS. SMT.SREEDEVI KYLASANATH
                       SMT.V.RENJU
                       SRI.M.JAYAKRISHNAN
          R2 BY ADVS. DR.K.P.SATHEESAN (SR.)
                       SRI.M.R.JAYAPRASAD
                       SRI.P.MOHANDAS (ERNAKULAM)
                       SRI.ANOOP.V.NAIR

WP(C). NO.17310 OF 2014 (K)
                                        -:2:-


                          SRI.S.VIBHEESHANAN
             R1 BY SENIORSRI.SIDDHARTHPLEADER SRI.M.A.ASIF
                                         KRISHNAN
                           GOVERNMENT

        THIS WRIT PETITION (CIVIL) HAVING BEEN FINALLY HEARD ON 13-01-2017, THE
COURT ON THE SAME DAY DELIVERED THE FOLLOWING:

WP(C).No. 17310 of 2014 (K)

                                     APPENDIX

PETITIONER(S)' EXHIBITS:-

       P1 - A TRUE COPY OFTHE EXCISE LICENCE ISSUED BY THE DEPUTY COMMISSIONER OF
EXCISE OF THE EXCISE DEPARTMENT AND RENEWED UPTO 31.3.15.

SAFETYP2  - A TRUE COPY OF THE LICENCE NO. 1 13 13 002 001 880 ISSUED BY THE FOOD
       STANDARD AUTHORITY OF INDIA.

       P3 - A TRUE COPY OF THE JUDGMENT DT.25.10.11 IN W.A NO. 628/2010.

       P4 - A TRUE COPY OF THE NOTICE NO. K7-6426/13 ST. 07.11.13 ISSUED BY THE
RESPONDENT PANCHAYAT.

       P5 - A TRTUE COPY OF THE RESOLUTION OF THE PANCHAYAT DT. 04.11.13.

       P6 - A TRUE COPY OF THE TRADE LICENCE APPLICATION DT. 29.5.14 SUBMITTED BY
THE PETITIONER CORPORATION.

       P7- A TRUE COPY OF THE NOTICE NO. K7-3628/14 DT. 02.7.14 ISSUED BY THE
RESPONDENT PANCHAYAT.

       P8 - A TRUE COPY OF THE JUDGMENT DATED 21.6.12 IN W.A NO. 1143/12.




RESPONDENT(S)' EXHIBITS:-

R4(A): COPY OF THE PANCHAYAT DECISION 27.5.2011.

R4(B): COPY OF THE MASS PETITION DATED 17.10.2013 SUBMITTED BY JANAKEEYA
       SAMARAVEDI TO HON'BLE CHIEF MINISTER.

R4(C): COPY OF THE GOVERNMENT COMMUNICATION DATED 1.11.2013.

R4(D): COPY OF THE LETTER DATED 6.11.2013 OF THE DISTRICT COLLECTOR, KOLLAM.

R4(E): COPY OF THE COMMUNICATION NO.RT 25035/40/20011-RS DATED 1.12.2013 OF
       THE MINISTRY OF ROAD TRANSPORT AND HIGHWAYS.

R4(F): COPY OF D.O. NO.RT 25035/70/12-RS DATED 11.3.2013 OF THE MINISTRY OF
       ROAD TRANSPORT AND HIGHWAYS.


KRJ


                           /TRUE COPY/ P.A. TO JUDGE



              MOHAN M.SHANTANAGOUDAR, C.J. &
                         ANIL K. NARENDRAN, J
          - - - - - - - - - - - - - - - - - - - - - - - - - - - - - - - - - - -
                         W.P(C) No.17310 of 2014
          - - - - - - - - - - - - - - - - - - - - - - - - - - - - - - - - - - -
              Dated this the 13th day of January, 2017

                                   JUDGMENT

Mohan M.Shantanagoudar, C.J.

In view of the decision of the Apex Court in State of Tamilnadu v. Balu [2017 (1) KLT 132 (SC)], this writ petition stands dismissed.

Sd/-

Mohan M. Shantanagoudar, Chief Justice Sd/-

Anil K. Narendran, Judge krj.13/1