w w w . L a w y e r S e r v i c e s . i n



Pulari Agro Solutions, Poopara, Idukki, Represented by Its Managing Partner, Lambhodharan v/s State of Kerala, Represented by The Secretary, Department of Agriculture, Government Secretariat, Thiruvananthapuram & Others


Company & Directors' Information:- K. N. C. AGRO LIMITED [Active] CIN = U01500WB2005PLC102657

Company & Directors' Information:- E 2 E SOLUTIONS PRIVATE LIMITED [Active] CIN = U72200DL2000PTC107313

Company & Directors' Information:- F AND K AGRO PRIVATE LIMITED [Active] CIN = U01111PN1980PTC014563

Company & Directors' Information:- E-SOLUTIONS PRIVATE LIMITED [Active] CIN = U30007TN1999PTC043325

Company & Directors' Information:- R T AGRO PRIVATE LIMITED [Active] CIN = U15400MH1988PTC122934

Company & Directors' Information:- D S R SOLUTIONS LIMITED [Active] CIN = U72200TG1999PLC032008

Company & Directors' Information:- N M AGRO PRIVATE LIMITED [Active] CIN = U15209DL2000PTC103461

Company & Directors' Information:- K F AGRO PRIVATE LIMITED [Active] CIN = U01132PB1998PTC021937

Company & Directors' Information:- J. K. SOLUTIONS PRIVATE LIMITED [Active] CIN = U74999MH2014PTC257168

Company & Directors' Information:- T K M AGRO LIMITED [Active] CIN = U01119TZ2000PLC009159

Company & Directors' Information:- E-3 SOLUTIONS INDIA PRIVATE LIMITED [Active] CIN = U74910DL1998PTC096512

Company & Directors' Information:- V A AGRICULTURE PRIVATE LIMITED [Active] CIN = U01119DL2003PTC121735

Company & Directors' Information:- M S AGRO PRIVATE LIMITED [Active] CIN = U01403WB2011PTC163653

Company & Directors' Information:- S K K AGRO PRIVATE LIMITED [Active] CIN = U01110DL2007PTC163157

Company & Directors' Information:- V A SOLUTIONS PRIVATE LIMITED [Active] CIN = U72200TG2006PTC049266

Company & Directors' Information:- D P SOLUTIONS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U22221DL2000PTC107837

Company & Directors' Information:- P N AGRO PVT LTD [Active] CIN = U01401WB1992PTC056261

Company & Directors' Information:- N Q SOLUTIONS INDIA PRIVATE LIMITED [Active] CIN = U51909OR2009PTC011136

Company & Directors' Information:- B R V AGRO PRIVATE LIMITED [Strike Off] CIN = U15139UP2007PTC034299

Company & Directors' Information:- A A AND A AGRO LIMITED [Converted to LLP] CIN = U01111DL1986PLC025101

Company & Directors' Information:- B. P AGRO INDIA PRIVATE LIMITED [Active] CIN = U15132DL2019PTC357421

Company & Directors' Information:- M Y AGRO PRIVATE LIMITED [Active] CIN = U51221DL2011PTC215043

Company & Directors' Information:- M R AGRICULTURE PRIVATE LIMITED [Active] CIN = U15312CT2008PTC020983

Company & Directors' Information:- H R D AGRO PRIVATE LIMITED [Active] CIN = U15490PB2006PTC030412

Company & Directors' Information:- C F L AGRO PRIVATE LIMITED [Strike Off] CIN = U01409KA2001PTC028797

Company & Directors' Information:- I. S. SOLUTIONS PRIVATE LIMITED [Active] CIN = U30007TG1997PTC028047

Company & Directors' Information:- L K AGRO PRIVATE LIMITED [Active] CIN = U15140MH1998PTC115185

Company & Directors' Information:- L T SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72200TG2000PTC033248

Company & Directors' Information:- H D AGRO PRIVATE LIMITED [Strike Off] CIN = U01111MH1996PTC097451

Company & Directors' Information:- P C L AGRO PRIVATE LIMITED [Active] CIN = U74899DL1992PTC049537

Company & Directors' Information:- L D SOLUTIONS PRIVATE LIMITED [Active] CIN = U51109DL2015PTC286921

Company & Directors' Information:- A S AGRO PRIVATE LIMITED [Active] CIN = U74899DL1989PTC040467

Company & Directors' Information:- A S SOLUTIONS PRIVATE LIMITED [Active] CIN = U74140DL2010PTC202208

Company & Directors' Information:- S N N AGRO PRIVATE LIMITED [Active] CIN = U01114JH2016PTC008919

Company & Directors' Information:- R R S AGRO PRIVATE LIMITED [Strike Off] CIN = U15139DL2010PTC209756

Company & Directors' Information:- AGRO PRIVATE LIMITED [Strike Off] CIN = U51101KA1962PTC001475

Company & Directors' Information:- I S P SOLUTIONS INDIA PRIVATE LIMITED [Active] CIN = U72200TZ2001PTC009755

Company & Directors' Information:- S P E-SOLUTIONS PRIVATE LIMITED [Active] CIN = U72300DL2006PTC155569

Company & Directors' Information:- D. J. AGRO PRIVATE LIMITED [Strike Off] CIN = U01112DL1994PTC057414

Company & Directors' Information:- G A AGRO PRIVATE LIMITED [Active] CIN = U01229KL2002PTC015736

Company & Directors' Information:- M K B AGRO PRIVATE LIMITED [Active] CIN = U01100MH1996PTC101802

Company & Directors' Information:- T D K AGRO PRIVATE LIMITED [Active] CIN = U29190BR1991PTC004486

Company & Directors' Information:- S G AGRO PRIVATE LIMITED [Active] CIN = U01122KA1995PTC017091

Company & Directors' Information:- AGRO INDIA PRIVATE LIMITED [Active] CIN = U01407AR2013PTC008381

Company & Directors' Information:- U & V AGRO PRIVATE LIMITED [Active] CIN = U01403TZ2015PTC021823

Company & Directors' Information:- B A B AGRO LTD [Strike Off] CIN = U24231MH1993PLC073114

Company & Directors' Information:- T X G SOLUTIONS PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U72200DL2006PTC150671

Company & Directors' Information:- B A B AGRO LTD [Active] CIN = U24233WB1987PLC043179

Company & Directors' Information:- R L AGRO SOLUTIONS PRIVATE LIMITED [Active] CIN = U73100DL2005PTC138898

Company & Directors' Information:- H D SOLUTIONS PRIVATE LIMITED [Active] CIN = U72900DL2009PTC194392

Company & Directors' Information:- B C M AGRO PRIVATE LIMITED [Active] CIN = U01119WB1999PTC090308

Company & Directors' Information:- H & K SOLUTIONS PRIVATE LIMITED [Active] CIN = U63040GJ2009PTC059027

Company & Directors' Information:- K. K. AGRO PVT. LTD. [Strike Off] CIN = U51420WB1987PTC042090

Company & Directors' Information:- F A S T SOLUTIONS (INDIA) PRIVATE LIMITED [Active] CIN = U22100MH1989PTC052935

Company & Directors' Information:- H & W AGRO PRIVATE LIMITED [Strike Off] CIN = U01400MH2012PTC238144

Company & Directors' Information:- K D AGRO PRIVATE LIMITED [Converted to LLP] CIN = U15312DL2005PTC131996

Company & Directors' Information:- H R AGRO PRIVATE LIMITED [Active] CIN = U01119PB1995PTC016403

Company & Directors' Information:- J & I SOLUTIONS PRIVATE LIMITED [Active] CIN = U74140DL2012PTC236993

Company & Directors' Information:- N AND S SOLUTIONS PRIVATE LIMITED [Active] CIN = U74210KA1999PTC025555

Company & Directors' Information:- U-TO SOLUTIONS (INDIA) PRIVATE LIMITED [Active] CIN = U72100MH2000PTC130052

Company & Directors' Information:- Z D SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72900TN2007PTC062584

Company & Directors' Information:- C K N AGRO PRIVATE LIMITED [Active] CIN = U01300KL2020PTC064742

Company & Directors' Information:- N & N AGRICULTURE (INDIA) PRIVATE LIMITED [Strike Off] CIN = U15137TN1998PTC040875

Company & Directors' Information:- P I T SOLUTIONS PRIVATE LIMITED [Active] CIN = U72200KL2000PTC014018

Company & Directors' Information:- O AND M SOLUTIONS PRIVATE LIMITED [Active] CIN = U74210OR2005PTC008166

Company & Directors' Information:- R P A S SOLUTIONS PRIVATE LIMITED [Active] CIN = U72200TG2008PTC057538

Company & Directors' Information:- A Q AGRO PVT LTD [Under Process of Striking Off] CIN = U51209WB2006PTC109930

Company & Directors' Information:- S E AGRO PRIVATE LIMITED [Active] CIN = U52500AP2016PTC103446

Company & Directors' Information:- G L F SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U67190KL2013PTC035455

Company & Directors' Information:- S U B AGRO PRIVATE LIMITED [Active] CIN = U24129PN2000PTC015404

Company & Directors' Information:- S P SOLUTIONS PRIVATE LIMITED [Amalgamated] CIN = U72200DL2011PTC213318

Company & Directors' Information:- S. S. G. SOLUTIONS PRIVATE LIMITED [Active] CIN = U72200TG1996PTC023719

Company & Directors' Information:- A S G AGRO LIMITED [Strike Off] CIN = U01119HR2004PLC035459

Company & Directors' Information:- T & T AGRO PRIVATE LIMITED [Active] CIN = U01132WB1999PTC090368

Company & Directors' Information:- I T SOLUTIONS INDIA PRIVATE LIMITED [Active] CIN = U72200DL1996PTC076426

Company & Directors' Information:- P A AGRICULTURE PVT LTD [Converted to LLP] CIN = U01400WB2006PTC109723

Company & Directors' Information:- C L AGRO PRIVATE LIMITED [Strike Off] CIN = U74120UP2012PTC051898

Company & Directors' Information:- K B SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U74140PB2011PTC035055

Company & Directors' Information:- P M S AGRO PVT LTD [Strike Off] CIN = U29211PB1994PTC014448

Company & Directors' Information:- H A SOLUTIONS (INDIA) PRIVATE LIMITED [Active] CIN = U72900DL2000PTC104116

Company & Directors' Information:- V. J. L. SOLUTIONS PRIVATE LIMITED [Active] CIN = U74999UP2018PTC109127

Company & Directors' Information:- J P AGRO AND AGRICULTURE PRIVATE LIMITED [Active] CIN = U01100DL2020PTC369157

Company & Directors' Information:- 1 TO 5 SOLUTIONS PRIVATE LIMITED [Not available for efiling] CIN = U74999AS2020PTC020427

Company & Directors' Information:- B R K AGRO PRIVATE LTD [Strike Off] CIN = U29211PB1994PTC014302

Company & Directors' Information:- C AND C SOLUTIONS (INDIA) LIMITED [Strike Off] CIN = U93000PY1995PLC001144

Company & Directors' Information:- R E I AGRO LTD. [Active] CIN = U01111WB1994PLC065082

Company & Directors' Information:- AMP SOLUTIONS LIMITED [Active] CIN = U80302CH2001PLC024420

Company & Directors' Information:- D V M SOLUTIONS LIMITED [Converted to LLP] CIN = U74140DL1999PLC102362

Company & Directors' Information:- P & S AGRO INDIA LIMITED [Strike Off] CIN = U01403MH2011PLC214782

Company & Directors' Information:- D N D AGRO (INDIA) LIMITED [Active] CIN = U01403PN2011PLC139235

Company & Directors' Information:- L C A AGRO PRIVATE LIMITED [Strike Off] CIN = U01112UP2005PTC029657

Company & Directors' Information:- T S SOLUTIONS PRIVATE LIMITED [Active] CIN = U72200UP2000PTC025406

Company & Directors' Information:- U & F SOLUTIONS PRIVATE LIMITED [Active] CIN = U74999TN2013PTC089891

Company & Directors' Information:- V M G AGRO INDIA LIMITED [Active] CIN = U01100MP2011PLC026434

Company & Directors' Information:- R R SOLUTIONS PRIVATE LIMITED [Active] CIN = U45309BR2008PTC013387

Company & Directors' Information:- G D AGRO PRIVATE LIMITED [Strike Off] CIN = U24122UP1993PTC015164

Company & Directors' Information:- P B AGRO PRIVATE LIMITED [Amalgamated] CIN = U26960MH1990PTC057137

Company & Directors' Information:- B A SOLUTIONS INDIA PRIVATE LIMITED [Active] CIN = U74999DL2006PTC155492

Company & Directors' Information:- R A P AGRO INDIA PVT LTD [Strike Off] CIN = U14200WB2006PTC107514

Company & Directors' Information:- R S AGRICULTURE PRIVATE LIMITED [Under Process of Striking Off] CIN = U01119PB2002PTC024977

Company & Directors' Information:- C A AND S SOLUTIONS PRIVATE LIMITED [Active] CIN = U72200AP2000PTC034546

Company & Directors' Information:- U AND U SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U67200OR2004PTC007651

Company & Directors' Information:- R A SOLUTIONS PRIVATE LIMITED [Active] CIN = U51101MH2013PTC249132

Company & Directors' Information:- R T W SOLUTIONS PRIVATE LIMITED [Active] CIN = U72200MH2004PTC145773

Company & Directors' Information:- A E T SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72200TG2004PTC036640

Company & Directors' Information:- K N P SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72300TG2011PTC076036

Company & Directors' Information:- I SOLUTIONS(INDIA) PRIVATE LIMITED [Strike Off] CIN = U72900TN2004PTC052692

Company & Directors' Information:- R V I T SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72200DL2005PTC137434

Company & Directors' Information:- G T AGRO INDIA PRIVATE LIMITED [Strike Off] CIN = U74899DL2005PTC142577

Company & Directors' Information:- R M T SOLUTIONS INDIA PRIVATE LIMITED [Strike Off] CIN = U74210KA2011PTC056861

Company & Directors' Information:- F & K SOLUTIONS PRIVATE LIMITED [Active] CIN = U72900OR2021PTC035846

Company & Directors' Information:- F AND K AGRO PVT LTD [Strike Off] CIN = U29248PN1980PTC022759

Company & Directors' Information:- E M AGRO (INDIA) PRIVATE LIMITED [Strike Off] CIN = U02001UP1997PTC022261

Company & Directors' Information:- J S AGRO PRIVATE LIMITED [Strike Off] CIN = U01300PB1993PTC013943

Company & Directors' Information:- A N AGRO PRIVATE LIMITED [Strike Off] CIN = U01119DL1996PTC081855

Company & Directors' Information:- V R L AGRO PRIVATE LIMITED [Strike Off] CIN = U85110KA1999PTC024717

Company & Directors' Information:- E M C SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72200KA1996PTC020112

Company & Directors' Information:- R I SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U52392WB1999PTC088640

Company & Directors' Information:- N G L SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72200KL2001PTC014656

Company & Directors' Information:- L S SOLUTIONS PRIVATE LIMITED [Active] CIN = U67190DL2020PTC371664

Company & Directors' Information:- S P K SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72200TZ2003PTC010438

Company & Directors' Information:- P. S. R. AGRO PRIVATE LIMITED [Active] CIN = U24248UP1974PTC004017

Company & Directors' Information:- 9 I SOLUTIONS PVT LTD [Strike Off] CIN = U72200TG2005PTC048565

Company & Directors' Information:- S G SOLUTIONS PRIVATE LIMITED [Active] CIN = U74999BR2008PTC013392

Company & Directors' Information:- K P N SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U74900KA2011PTC057705

Company & Directors' Information:- O N AGRO PRIVATE LIMITED [Active] CIN = U74899DL1988PTC031986

Company & Directors' Information:- V N SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U74900DL2009PTC195421

Company & Directors' Information:- R. K. SOLUTIONS PRIVATE LIMITED [Active] CIN = U74140DL2007PTC161367

Company & Directors' Information:- J K B SOLUTIONS INDIA PRIVATE LIMITED [Strike Off] CIN = U74900DL2015PTC284162

Company & Directors' Information:- S R SOLUTIONS PRIVATE LIMITED [Active] CIN = U72200HR2000PTC055629

Company & Directors' Information:- B E SOLUTIONS PRIVATE LIMITED [Active] CIN = U72200KA2005PTC037127

Company & Directors' Information:- G R K SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72900TG2002PTC039029

Company & Directors' Information:- K R S AGRO PRIVATE LIMITED [Strike Off] CIN = U01400PN2011PTC141711

Company & Directors' Information:- J K AGRO PRIVATE LIMITED [Strike Off] CIN = U74900PY2011PTC002548

Company & Directors' Information:- Y R AGRICULTURE PRIVATE LIMITED [Strike Off] CIN = U01403PB2014PTC038825

Company & Directors' Information:- W B S AGRO PRIVATE LIMITED [Active] CIN = U01122PB2003PTC025879

Company & Directors' Information:- G N SOLUTIONS PRIVATE LIMITED [Active] CIN = U65993PN2008PTC132031

Company & Directors' Information:- J .S .SOLUTIONS PRIVATE LIMITED [Active] CIN = U72900PB2007PTC030855

Company & Directors' Information:- G T M AGRO PRIVATE LIMITED [Strike Off] CIN = U01100MH2005PTC150816

Company & Directors' Information:- B AND W SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U67190MH2005PTC151380

Company & Directors' Information:- SOLUTIONS @ PANORAMA TRAVEL PRIVATE LIMITED [Strike Off] CIN = U63040MH2010PTC199347

Company & Directors' Information:- A.N.D SOLUTIONS PRIVATE LIMITED [Active] CIN = U74999MH2013PTC244625

Company & Directors' Information:- V & M SOLUTIONS PRIVATE LIMITED [Active] CIN = U74999PN2014PTC150848

Company & Directors' Information:- G K SOLUTIONS PRIVATE LIMITED [Active] CIN = U72900MH2004PTC149891

Company & Directors' Information:- G K A SOLUTIONS PRIVATE LIMITED [Active] CIN = U72900MH2004PTC150210

Company & Directors' Information:- H. R. SOLUTIONS INDIA PRIVATE LIMITED [Strike Off] CIN = U74120TG2012PTC081581

Company & Directors' Information:- S A E-SOLUTIONS PRIVATE LIMITED [Active] CIN = U72200WB2012PTC181964

Company & Directors' Information:- K. S. E-SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U74999WB2012PTC185025

Company & Directors' Information:- O S SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U93000JK2012PTC003733

Company & Directors' Information:- B AND P SOLUTIONS PRIVATE LIMITED [Active] CIN = U24100CH2015PTC035482

Company & Directors' Information:- A T SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72900CH2009PTC031621

Company & Directors' Information:- R AND D SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U52392CH2010PTC032232

Company & Directors' Information:- G S L SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72300DL2007PTC164747

Company & Directors' Information:- F K SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72900DL2008PTC186101

Company & Directors' Information:- B. R. SOLUTIONS PRIVATE LIMITED [Active] CIN = U74140DL2002PTC116699

Company & Directors' Information:- G. M. S E-SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U74140DL2012PTC235662

Company & Directors' Information:- A N S SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U74140DL2012PTC245060

Company & Directors' Information:- S & T SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U74140DL2013PTC247089

Company & Directors' Information:- M A SOLUTIONS PRIVATE LIMITED [Active] CIN = U74140DL2014PTC265618

Company & Directors' Information:- S A N SOLUTIONS PRIVATE LIMITED [Active] CIN = U74999DL2002PTC117534

Company & Directors' Information:- Y K AGRO PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U74999DL2013PTC250398

Company & Directors' Information:- O J S G SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U74999DL2014PTC267923

Company & Directors' Information:- I G SOLUTIONS PRIVATE LIMITED [Active] CIN = U70109DL2012PTC244223

Company & Directors' Information:- S N R SOLUTIONS PRIVATE LIMITED [Active] CIN = U72100DL2011PTC216142

Company & Directors' Information:- P G I T SOLUTIONS PRIVATE LIMITED [Active] CIN = U72200DL2005PTC139469

Company & Directors' Information:- N P M AGRO PRIVATE LIMITED [Strike Off] CIN = U15494DL2011PTC214942

Company & Directors' Information:- B L B AGRO PRIVATE LIMITED [Strike Off] CIN = U51200DL2012PTC244511

Company & Directors' Information:- H R SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U74899DL1995PTC073143

Company & Directors' Information:- A 2 Z SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U74899DL2001PTC109658

Company & Directors' Information:- A P D SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U74900DL2013PTC249969

Company & Directors' Information:- D A AGRO PRIVATE LIMITED [Active] CIN = U74900DL2015PTC288168

Company & Directors' Information:- V R A A P SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U74950DL2014PTC271337

Company & Directors' Information:- D. B. AGRO PRIVATE LIMITED [Active] CIN = U01100MP2010PTC025035

Company & Directors' Information:- R - N - A E - SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U74900KA2008PTC045680

Company & Directors' Information:- V S T SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U74900KA2010PTC053117

Company & Directors' Information:- V SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72200KA2010PTC052832

Company & Directors' Information:- N R L SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72900KA2013PTC069148

Company & Directors' Information:- S V SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U74140GJ2007PTC051390

Company & Directors' Information:- H M I SOLUTIONS PRIVATE LIMITED [Active] CIN = U45203HR2021PTC094104

Company & Directors' Information:- A & A SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72200PN2008PTC131887

Company & Directors' Information:- T N B SOLUTIONS PRIVATE LIMITED [Active] CIN = U72900MH2007GAT171606

Company & Directors' Information:- H F SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72300DL2007PTC168577

Company & Directors' Information:- K V M SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72900DL2008PTC180136

Company & Directors' Information:- T F M SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U74140KL2007PTC021232

Company & Directors' Information:- A R C O N SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72200KL2007PTC020421

Company & Directors' Information:- T & T SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72900GJ2007PTC051103

    WA. No. 2238 of 2019

    Decided On, 16 January 2020

    At, High Court of Kerala

    By, THE HONOURABLE MR. JUSTICE C.K. ABDUL REHIM & THE HONOURABLE MR. JUSTICE T.V. ANILKUMAR

    For the Appellant: George A. Cherian, Enoch David Simon Joel, Advocates. For the Respondents: M.R. Sabu, Sr. GP.



Judgment Text


Abdul Rehim, J.

1. The petitioner in W.P.(C)No.28303 of 2018 is the appellant herein, challenging judgment of the Single Judge, dated 12.7.2019. The respondents herein are the respondents in the writ petition.

2. Ext.P2 series applications submitted by an employee of the writ petitioner which is a partnership firm, under Clause 8(2) of the Fertilizers (Control) Order, 1985 as well as Ext.P3 series applications submitted by the very same employee under Rule 10(1) of the Insecticides Rules, 1971, were rejected by the 3rd respondent through Exts.P4 and P4(a) orders, which were under challenge in the writ petition. In both the impugned orders, the applications were rejected by assigning the very same reason that, the applicant already holds a licence under the respective statutes. The petitioner had raised a basic contention that, the possession of one licence under the above said statutes will not debar the applicant from obtaining the respective licences, with respect to other depots at different places. The respondents filed detailed counter affidavit contending that, Rule 10(2) of the Insecticides Rules insist upon that, either the applicant should possess the qualification stipulated under Rule 10(1A) or he/she has to employ a person having the said qualification. It is stated that, in the present case it is not clear as to whether the applicant, Mrs.Aswathy Mohanan, is an employee of the writ petitioner-firm and that no documents are forthcoming to show that she is the person engaged by the firm as an employee possessing the requisite qualification. With respect to the applications submitted under Clause 8(4) of the Fertilizer (Control) Order, it was contended that, Mrs.Aswathy Mohanan had filed applications with respect to 16 depots at various places seeking licences for stocking and sale of fertilizer and insecticides. According to the respondents, it is a suspicious situation which will go against the objective behind prescribing specific qualifications for the licencees. It was pointed out that, the prescription of specific qualification or the insistence for employment of persons with technical qualification, is a situation akin to issue of licence to a Pharmacist to run a Medical Store, wherein such person will be responsible for disbursing correct medicines as prescribed by the Medical Practitioners. In such situation, if a single person is granted more than one licence, the same will go against the purpose and objective of the statute and that it will lead to possibility of misuse of the insecticides/ fertilizers, is the contention raised. According to the respondents, the restrictions are imposed to ensure welfare of the people and to maintain ecological balance by preventing excessive usage of insecticides/fertilizers. It is contended that in order to give effect to the legislative intention in imposing such restrictions, the multiple applications submitted by Mrs.Aswathy Mohanan were rejected on a finding that she was already holding Ext.P1 licence to run a depot at Santhanpara. It is pointed out that, Exts.P4 and P4(a) were issued taking note of the intention of the legislature and therefore it is contended that no interference with the rejection of the applications is warranted in exercise of the power vested on this Court.

3. The Single Judge had declined the challenges by upholding contentions raised in the counter affidavit of the respondents, by reiterating that the purpose and objective of the legislation will be defeated if separate licences are issued in respect of each places, wherein availability of a qualified person need to be ensured in order to advice the consumers properly with respect to the commodities they are buying. On interpreting the meaning in substance, gist and tenure of the requirement introduced under relevant statutes, the learned Single Judge observed that, the petitioner had failed to make out a case justifying interference with Exts.P4 and P4(a). Therefore the writ petition was dismissed. It is challenging the said judgment, the above writ appeal is filed.

4. We heard Adv.Suzanne Kurian K. the learned counsel appearing for the appellant and the learned Senior Government Pleader appearing on behalf of the respondents.

5. As already observed, the applicant in Exts.P2 and P3 series applications is a person already holding licences, both under the Insecticides Rules and under the Fertilizers (Control) Order, for sale or for carrying on business in Insecticides and Fertilizers in a building situated at 'Estate Pooppara', Santhanpara, in Idukki District. In Exts.P2 and P3 series applications, licences were applied at 8 different places, such as Pethotty, Pottankadu, Bison Valley, Udumbanchola, Kallar, Chinnakanal, Rajakumary etc. In all these applications, both under the Insecticides Licencees Rules and under the Fertilizers (Control) Order, the applicant is Mrs.Aswathy Mohanan. The address/name of the concern is shown as “Pulari Agro Solutions”. Question arising for consideration is whether the applicant Mrs.Aswathy Mohanan can be granted with multiple licences under the two distinct statutes for carrying on business in insecticides and fertilizers.

6. Section 18 of the Insecticides Act, 1968 prohibits any person by himself or by any person on his behalf, from selling, stocking or exhibiting for sale or distributing, transporting, using or causing to be used by any worker, any insecticides specified thereunder. Rule 10 of the Insecticides Rules, 1971 deals with the grant of licence for sale etc. of the insecticides. Sub-rule (1) of Rule 10 insists that, an application for grant of a licence for sale, stock or exhibition for sale or distribution of insecticides shall be made in form No.VII, to the licencing officer concerned. Sub-rule (1A) was introduced by virtue of an amendment with effect from 6.2.2017, which insists upon that, an applicant for grant of the licence shall possess or employ a person possessing a 'Graduate Degree' in Agricultural Sciences or Biochemistry or Biotechnology or Life Sciences or in Science with Chemistry or Botany or Zoology from a recognised University or Institute; or one year Diploma course in Agriculture or Horticulture or related subjects from any Government recognized University or Institute with Course content on plant protection and pesticides management.

7. The above provision would make it clear that, an applicant for licence to deal with insecticides should possess the qualification prescribed as mentioned above or that he/she should employ a person possessing such qualification. Therefore the question arises whether an applicant can be given multiple licence to do business at various places. In Ext.P3 series applications, the name of the applicant is mentioned as Mrs.Aswathy Mohanan and the address shown is 'Pulari Agro Solutions' with place of business at different places. Against Column No.3 in the application form, which pertains to the qualification, it is mentioned that she is holding Graduation in B.Sc. Chemistry. Going by contents of the applications submitted under Ext.P3 series, it can only be discernible that Mrs.Aswathy Mohanan is the applicant with respect to all the 8 applications and she had given only the particulars of her qualification. Question mooted for decision is, whether the rejection of her applications on the basis that she holds another licence under Insecticides Rules at a different place of business, is legally justifiable or not. The provisions contained in sub-rule (1A) of Rule 10 insist that the person who applies for grant of licence should possess the requisite qualification or the person employed by him/her should possess the requisite qualification. Therefore it is evident that, it is not necessary that the applicant himself/herself should possess the requisite qualification. On the other hand, he/she will be entitled to employ a person at the place of business who is having the requisite qualification. Taken in that view of the matter, it cannot be said that the mandatory requirement under the Rule would disentitle the applicant for more than one licence. But in such case, the applicant should show the technically qualified person under employment of the applicant, for the purpose of obtaining the licence. Further question arose is whether the same technical person can be employed with respect to different business places at different locations. Learned counsel for the appellant raised vehement argument that, as long as the statute does not insist upon presence of the technically qualified person in each of the place of business, it cannot be interpreted that one technical person himself/herself cannot be shown for the purpose of obtaining licence at different places. In support of such a contention her argument is that, the insistence is quite different from the purpose as contemplated under the Drugs and Cosmetics Act. Learned counsel had drawn our attention to the form of application stipulated under the Insecticides Rules (Form No.VII). The declaration part contained in the form includes a declaration to be made by the applicant that he/she shall not take possession of any stock without satisfying himself/herself with the quality thereof. Argument of the learned counsel is that, insistence for the qualification is only for the purpose of ensuring that the stock without requisite quality shall not be purchased by the licencee. We cannot agree with such a contention, because the legislative intent and purpose of amending the Rule and in incorporating a prescription with respect to qualification of the licencee or the person employed, is clear as contended by the respondent. It is to ensure that the dealer in insecticides is not acting in any manner leading to misuse of the insecticides by its consumers. Therefore, the prescription of qualification is intended to restrain the sale for any apprehended misuse and also to advice the customers with respect to the quality and quantity of the insecticides which are required to be used for the purpose of each consumers. In this regard, we perfectly agree with the interpretation given by the learned Single Judge with respect to the legislative intention in incorporating sub-rule (1A) to Rule 10 of the Insecticides Rules. Viewed in the above angle, we cannot accept the contention that a single person can be employed with respect to various places of business at different locations. If such a view is adopted, that will clearly defeat the legislative intent of Rule 10(1A).

8. Based on the above observations, conclusion which could be arrived is that, with respect to the licence under Rule 10A of the Insecticides Rules, the appellant firm can make as many applications as they require for the licences with respect to different premises at different locations. But the only insistence is that, they should show the name of the persons employed with proof of his requisite qualification, at each place. Considering the legislative intend and object, even though the Rule does not contain any insistence for presence of such qualified person all along during the business hours, we hold that, one person cannot be cited as a technical employee for more than one outlet. In the case at hand, Mrs.Aswathy Mohanan is the applicant with respect to all the outlets. She had not shown the name of any technical employee employed with respect to different places. Hence the rejection has to be held as valid.

9. With respect to Ext.P2 series applications submitted under clause 8 of the Fertilizer (Control) Order, 1985, the rejection is on the basis that the applicant already holds a licence under the said provision. There also the name of the concern is shown as that of the appellant firm, with the address at different places. Sub-clause (2) of Clause 8 of the above said order is extracted hereunder.

“(2) Every person including a manufacturer, an importer, a pool handling agency, wholesaler and a retailer dealer intending to sell or offer for sale or carrying on the business of selling of fertilizers shall make a Memorandum of Intimation to the Notified Authority, in Form No.A-1 duly filled in, in duplicate, together with the fee prescribed under clause 36 and Certificate of Source of Form-O”

It is pertinent to note that by virtue of an order amending the Fertilizer (Control) Order, 1995 sub-clause (4) was introduced to clause 8 which is extracted below.

“(4) No authorisation letter shall be granted to any applicant under this Order unless the applicant possesses the following qualifications, namely:-

(v) Bachelor of Science in Agriculture from a recognized University or Institute; or

(vi) Bachelor of Science in Chemistry from a recognized University or Institute; or

(vii) Diploma in Agriculture Science from a recognized University or Institute; or

(viii) Certificate Course on agri-inputs for a minimum period of six months from National Institute of Agricultural Extension Management (MANAGE), National Institute of Plant Health Management (NIPHM) and other Government approved institute:

Provided that the dealers, who have been granted authorisation letter, before the commencement of the Fertilizer (Control) Fourth Amendment Order, 2015 shall not be required to possess the qualifications at the time of renewal of their authorisation letter.

Provided further that the said qualifications shall not be applicable to the registered agricultural Cooperative Societies and State Marketing Federations but they shall engage a person with the above qualifications.”

Evidently, the qualification stipulated in sub-clause (4) is only with respect to the applicant. As distinguished from the provisions contained in the Insecticides Rules, there is no provision to grant licence in case the applicant is employing any person having the requisite qualification. Therefore it has to be presumed that, the insistence through introduction of sub-clause (4) is intended only to restrict grant of licence to those who satisfy the prescribed qualification mentioned therein. Since no qualification is prescribed for person employed in dealing with the fertilizers, it cannot be interpreted that applicant under the Fertilizer (Control) Order is precluded in any manner from getting more than one licence. Nowhere in the provisions of the Fertilizer (Control) Order it is insisted that, a qualified person should be present at the place of business. On the other hand, the prescription of qualification is only for entitlement for getting the licence. Hence we are of the considered opinion that the interpretation made as in the case of the Insecticides Rules, based on the legislative objective, cannot apply in an equal manner in the case of clause 8 of the Fertilizer (Control) Order. Hence we make it clear that, any applicant under the said provision is entitled to get more than one licence for carrying on business activities at different premises, even in different locations. Hence the learned Single Judge was wrong in upholding rejection of the

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applications submitted under the Fertilizer (Control) Order. But we take note of the fact that the applicant is not the partnership firm, who is the writ petitioner. Ms. Aswathy Mohanan had nowhere disclosed that, she is a partner in the firm. In view of the findings rendered as above, even if a partner of a firm makes application, if he / she satisfies the requisite qualifications stipulated under sub-clause (4) of clause 8 of the Fertilizer (Control) Order, she should be given licence. Under the above mentioned circumstances, we are inclined to dispose of the above writ appeal on the following terms: (i) The rejection of Ext.P3 series applications through Ext.P4 (a) order, which was upheld by the Single Judge in the impugned judgment, is hereby confirmed. It is made clear that the appellant firm can make application for grant of licence under the Insecticides Rules by showing distinct persons employed at different places of business, who are having the requisite qualification as stipulated under Rule 10 (1A) of the Insecticides Rules, 1971. (ii) With respect to rejection of Ext.P2 series application through Ext.P4, it is held that, the rejection was not sustainable since the finding that a person is not entitled to have more than one licence for conducting business at different places, is illegal and erroneous. The appellant will be at liberty either to pursue the application submitted in the name of Ms. Aswathy Mohanan or if so advised, to submit fresh applications in the name of any of the partners of the firm who satisfies the stipulated qualification under sub-clause (4) of clause 8 of the Fertilizer (Control) Order, 1985.
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