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Tiger Hardware and Tools Ltd. and ors. Vs. Union of India (Uoi) and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtSupreme Court of India
Decided On
Case NumberWrit Petition Nos. 6814 and 6815 of 1982
Judge
Reported inAIR1984SC40; 1983(2)SCALE1239; 1984Supp(1)SCC608
ActsUttar Pradesh Zamindari Abolition and Land Reforms Act, 1950 - Sections 279 and 281; Employees Provident Fund and Miscellaneous Provisions Act, 1952;
AppellantTiger Hardware and Tools Ltd. and ors.;tiger Products Pvt. Ltd. and ors.
RespondentUnion of India (Uoi) and ors.;union of India (Uoi) and ors.
Cases ReferredIn Ram Narayan Agarwal v. State of Uttar Pradesh. Writ Petn. No.
Excerpt:
- .....of the defaulter concerned. in ram narayan agarwal v. state of uttar pradesh. writ petn. no. 1110 of 1980 etc, etc. decided today (reported in 1983 tax lr 3008) we have upheld the constitutional validity of the impugned provisions. we therefore dismiss these petitions. it is open to revenue authorities to recover the amounts due and payable by the petitioners by resorting to the process of arrest and detention in accordance with law and in the light of the judgment delivered in ram nara yan agarwal's ease (supra). no costs.
Judgment:

E.S. Venkataramiah, J.

1. The petitioners in these two petitions who arc liable to pay certain dues under the Employees' Provident Fund and Miscellaneous Provisions Act. 1952 have questioned the validity of Section 279 and Section 281 of U.P. Zamindari Abolitior and Land Reforms Act. 1950 under which it is open to the authorities to recover the dues as revenue arrears by re sorting to the process of arrest and detention of the defaulter concerned. In Ram Narayan Agarwal v. State of Uttar Pradesh. Writ Petn. No. 1110 of 1980 etc, etc. decided today (reported in 1983 Tax LR 3008) we have upheld the constitutional validity of the impugned provisions. We therefore dismiss these petitions. It is open to revenue authorities to recover the amounts due and payable by the petitioners by resorting to the process of arrest and detention in accordance with law and in the light of the judgment delivered in Ram Nara yan Agarwal's ease (supra). No costs.


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