Skip to content


Union of India (Uoi) Vs. Rajnikant Bros. - Court Judgment

LegalCrystal Citation
SubjectCommercial
CourtSupreme Court of India
Decided On
Case NumberCivil Appeal No. 1423 of 1984
Judge
Reported in1986Supp(1)SCC692
AppellantUnion of India (Uoi)
RespondentRajnikant Bros.
DispositionAppeal Disposed
Excerpt:
- [ a.v. varadarajan,; syed m. fazal ali and; sabysaschi mukharji, jj.] - imports and exports — import — export house certificates and additional licences — diamond exporters directed to be permitted to import all importable items, “canalised or otherwise”, save and except those “specifically banned under the prevalent import policy at the time of import” -- while confirming the high court's judgment, quashing the order impugned in the writ petitions in the high court we direct the appellants to issue the necessary export house certificates for the year 1978-79. the export house certificates shall be granted within 3 months from this date......whether canalised or otherwise in accordance with the relevant rules. the appeals are disposed of accordingly with no orders as to.....
Judgment:

A.V. Varadarajan,; Syed M. Fazal Ali and; Sabysaschi Mukharji, JJ.

1. We have heard counsel for the parties and have gone through the judgments of the High Courts of Bombay and Delhi. We are unable to find, in the facts and circumstances of the case, any requirement of diversification of exports as a condition for the grant of Export House Certificates in the Import Policy for the year 1978-79. While confirming the High Court's judgment, quashing the order impugned in the writ petitions in the High Court we direct the appellants to issue the necessary Export House Certificates for the year 1978-79. The Export House Certificates shall be granted within 3 months from this date. Save and except items which are specifically banned under the prevalent import policy at the time of import, the respondents shall be entitled to import all other items whether canalised or otherwise in accordance with the relevant rules. The appeals are disposed of accordingly with no orders as to costs.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //