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Kanwal Agro Food Industries v/s State of J&K & Others


Company & Directors' Information:- R K B AGRO INDUSTRIES LIMITED [Active] CIN = L17100KA1979PLC003492

Company & Directors' Information:- M V FOOD INDUSTRIES LIMITED [Active] CIN = U15400WB1991PLC101850

Company & Directors' Information:- J R AGRO INDUSTRIES PRIVATE LIMITED [Active] CIN = U15342UP1982PTC005792

Company & Directors' Information:- B M AGRO INDUSTRIES LIMITED [Active] CIN = U74899DL1992PLC049988

Company & Directors' Information:- R S AGRO INDUSTRIES PRIVATE LIMITED [Active] CIN = U15319DL1998PTC097025

Company & Directors' Information:- S N T AGRO INDUSTRIES PRIVATE LIMITED [Active] CIN = U01122DL1997PTC086925

Company & Directors' Information:- D D AGRO INDUSTRIES LIMITED [Active] CIN = U24219PB1999PLC022487

Company & Directors' Information:- S S D AGRO INDUSTRIES PRIVATE LIMITED [Active] CIN = U15100MH1998PTC113744

Company & Directors' Information:- S. A. B. INDIA AGRO INDUSTRIES LIMITED [Active] CIN = U01403UP2009PLC038365

Company & Directors' Information:- U K AGRO INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U15114UP2003PTC028107

Company & Directors' Information:- R. K. AGRO INDUSTRIES PRIVATE LIMITED [Under Process of Striking Off] CIN = U15410WB2012PTC180269

Company & Directors' Information:- R J AGRO INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U15311KA2005PTC035485

Company & Directors' Information:- S O I AGRO INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U15310GJ2010PTC059966

Company & Directors' Information:- S I P AGRO INDUSTRIES LIMITED [Strike Off] CIN = U01403WB2012PLC188362

Company & Directors' Information:- S. S. AGRO INDUSTRIES PRIVATE LIMITED [Active] CIN = U15490PN2013PTC146574

Company & Directors' Information:- J J AGRO INDUSTRIES PRIVATE LIMITED [Active] CIN = U15130MH1980PTC023302

Company & Directors' Information:- A R AGRO INDUSTRIES PRIVATE LIMITED [Active] CIN = U74899DL1992PTC050526

Company & Directors' Information:- G S AGRO INDUSTRIES PVT LTD [Active] CIN = U01132WB1990PTC049960

Company & Directors' Information:- D V AGRO INDUSTRIES PRIVATE LIMITED [Active] CIN = U74899DL1993PTC051892

Company & Directors' Information:- P AND G AGRO INDUSTRIES P LTD [Strike Off] CIN = U99999UP1985PTC007509

Company & Directors' Information:- B R FOOD INDUSTRIES PRIVATE LIMITED [Converted to LLP] CIN = U74899DL1988PTC031079

Company & Directors' Information:- R. K. G. S. AGRO INDUSTRIES PRIVATE LIMITED [Active] CIN = U15100UP2017PTC097391

Company & Directors' Information:- V G AGRO INDUSTRIES LIMITED [Strike Off] CIN = U01400DL1993PLC051666

Company & Directors' Information:- KANWAL INDUSTRIES PRIVATE LIMITED [Active] CIN = U74120JK2013PTC004027

Company & Directors' Information:- J & M AGRO FOOD PRIVATE LIMITED [Active] CIN = U55100BR2013PTC021049

Company & Directors' Information:- T S AGRO INDUSTRIES PVT LTD [Strike Off] CIN = U15209UP1987PTC008974

Company & Directors' Information:- KANWAL AND COMPANY PRIVATE LIMITED [Strike Off] CIN = U34100MH1954PTC009307

Company & Directors' Information:- B AND P AGRO INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U01110MH1972PTC015574

Company & Directors' Information:- P V R K AGRO INDUSTRIES PVT LTD [Strike Off] CIN = U01119AP1988PTC008395

Company & Directors' Information:- FOOD AGRO INDUSTRIES PRIVATE LIMITED [Under Process of Striking Off] CIN = U74999PB2018PTC047389

Company & Directors' Information:- K R P AGRO INDUSTRIES PVT LTD [Active] CIN = U01110MH1991PTC062304

    Special Leave to Appeal (Civil).....of 2014 & CC 443 of 2014

    Decided On, 23 December 2013

    At, Supreme Court of India

    By, THE HONOURABLE CHIEF JUSTICE MR. R.M. LODHA & THE HONOURABLE MR. JUSTICE RANJAN GOGOI & THE HONOURABLE MR. JUSTICE SHIVA KIRTI SINGH

    For the Petitioner: Firdouse Qutbwani, Zaryab Rizvi, Kaushik Poddar, AOR, C. Mukund, Ekta Bhasin, Abhilash Attri, Advocates. For the Respondents: -----



Judgment Text

Permission to file the special leave petition is granted.

After taking us through the impugned order of the High Court, learned counsel appearing for the petitioner has brought to our notice that the petitioner was not a party to the impugned proceedings before the High Court and no notice was given to the petitioner before passing the said order.

On going through the impugned order of the High Court, the above statement is found to be true. Instead of going further into the matter, we suspend the operation of the impugned order for a period of four weeks from today. The petitioner is permitted to file an application for impleading themselves as a party in the said proceedings on the re-opening date, namely, 27th January, 2014. On such petition being filed, we request the High Court to go into the plea of the petitioner and pass appropriate order after affording opportunity to all the parties. We have not expressed any opinion on the merits of the claim of the petitioner. It is made clear that by virtue of this order the petitioner is not permitted to sell their products, which are the subject matter of t

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he dispute, pending before the High Court. With the above direction, the special leave petition is disposed of.
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