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Ambalal Sarabhai Enterprises Limited and anr. Vs. Union of India (Uoi) - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtSupreme Court of India
Decided On
Judge
Reported in1981(Supp)SCC50; 1981(13)LC281(SC)
AppellantAmbalal Sarabhai Enterprises Limited and anr.
RespondentUnion of India (Uoi)
Excerpt:
.....of writ petition - appeal for speedy disposal of petition - supreme court having regard to urgent nature of dispute ordered expeditious disposal of writ petition pending before high court. - motor vehicles act (59 of 1988)section 168: [r.v. raveendran & d.k. jain, jj] compensation expression which appears to be just held, the expression which appears to be just in section 168 vests a wide discretion in the tribunal in the matter of determination of compensation. nevertheless, the wide amplitude of such power does not empower the tribunal to determine the compensation arbitrarily, or to ignore settled principles relating to determination of compensation. similarly, although the act is a beneficial legislation, it can neither be allowed to be used as a source of profit, nor as..........and the stay order will operate in respect of the balance the payment will be made within one month from today. the undertaking for repayment rendered before the high court will continue in force as also the remaining directions contained in the high court order.2. having regard to the urgent nature of the dispute pending before the high court in the writ petition, it is hoped that the high court will ensure expeditious disposal of the writ petition, if possible, within two months from today.3. the appeal is disposed of accordingly with no order as to costs.
Judgment:

R.S. Pathak, J.

1. After hearing learned Counsel for the parties, it appears to us to be eminently just and reasonable that the interim order made by the High Court on 10th February, 1981 be modified in so far that a sum of Rupees twenty lakhs shall be paid by the appellants and the stay order will operate in respect of the balance The payment will be made within one month from today. The undertaking for repayment rendered before the High Court will continue in force as also the remaining directions contained in the High Court order.

2. Having regard to the urgent nature of the dispute pending before the High Court in the Writ Petition, it is hoped that the High Court will ensure expeditious disposal of the Writ Petition, if possible, within two months from today.

3. The appeal is disposed of accordingly with no order as to costs.


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