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M/s. Rukmoni Boards Pvt. Ltd v/s The Deputy Commercial Tax

    Writ Petition No.7247 of 2011

    Decided On, 30 November 1999

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE M. JAICHANDREN

    For the Petitioner: M. Chithira Gomathy, Advocate. For the Respondents: R. Mahadevan, Additional Government Pleader (Taxes).



Judgment Text

(Prayer: Writ Petition filed under Article 226 of the Constitution of India praying for a writ of Certiorarified Mandamus calling for the records relating to the proceedings of the respondent in GD. No.1877/2010-11 dated 18.3.2011 and the consequential goods detention notice in GD. No.1877/RS-II/N/2010-11 dated 18.3.2011 quash the same and direct the respondent to release the vehicle bearing registration No. TN 30 C 1395 and the goods loaded in the said vehicle.)


In view of the averments made in the affidavit filed in support of the writ petition and in view of the submissions made by the learned counsels appearing for the parties concerned, the respondent is directed to release the goods in question, on the petitioner making the payment of Rs.42,017/- (Rupees Fourty two thousand and seventeen). However, it is made clear that the payment made by the petitioner would be subject to the final orders to be passed in the adjudication proceedings

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. The writ petition is ordered accordingly. No costs. Connected M.P.No.1 of 2011 is closed.
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