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Central Rice Research Institute & Others v/s Laxmikanta Pati


Company & Directors' Information:- A G RESEARCH PRIVATE LIMITED [Strike Off] CIN = U85120TG2014PTC093661

Company & Directors' Information:- INDIA RICE LTD [Under Liquidation] CIN = U01111KL1994PLC008050

Company & Directors' Information:- G RICE INDIA LIMITED [Strike Off] CIN = U15312HP1998PLC022089

Company & Directors' Information:- I AND D RESEARCH PRIVATE LIMITED [Active] CIN = U74140DL2003PTC118439

Company & Directors' Information:- M P RICE PRIVATE LIMITED [Active] CIN = U15312PB1998PTC021722

Company & Directors' Information:- S D RICE PRIVATE LIMITED [Strike Off] CIN = U15312PB1999PTC022547

Company & Directors' Information:- THE RICE COMPANY INDIA PRIVATE LIMITED [Active] CIN = U74899DL2001PTC109522

Company & Directors' Information:- J B RESEARCH PRIVATE LIMITED [Active] CIN = U74920MH2005PTC158461

Company & Directors' Information:- RICE INDIA (P) LTD. [Strike Off] CIN = U99999DL1998PTC092455

Company & Directors' Information:- U 2 RESEARCH PRIVATE LIMITED [Strike Off] CIN = U73100MH2008PTC179902

    Special Leave Petition (Civil) Diary No. 694 of 2020

    Decided On, 24 January 2020

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE MOHAN M. SHANTANAGOUDAR & THE HONOURABLE MR. JUSTICE R. SUBHASH REDDY

    For the Appellants: Praveen Swarup, Advocate. For the Respondent: Ameet Singh, Archana Sharma, Madan Mohan, Suvesh Kumar, Pooja Sharma, Advocates.



Judgment Text


1. Delay condoned.

2. The operative portion of the impugned order reads thus:

"Therefore, we direct them to pay the opp. Party Rs. 3,12,000/- as reasonable compensation from depriving him for his legitimate right in spite of the observation made in the Tribunal order in Paragraph -8 in taking wrong shelter of the High Court order.

The same will be complied within four weeks from today.

Accordingly, the writ petition stands disposed of."

3. Though, the High Court observes that the petitioners herein are liable to pay a sum of Rs. 24,000/- per annum and a compensation of Rs. 3,12,000/-, in our considered opinion, the High Court seems to have ultimately concluded that it would be sufficient if the amount of Rs. 3,12,000/- is paid in favour of the respondent(s).

4. In view of the same, we clarify that the petitioners are liable to pay a sum of Rs. 3,12,000/- as ordered by the High Court only.

5. The Special Leave Petition

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stands disposed of accordingly. 6. Pending application(s), if any, stands disposed of accordingly.
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