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The Titaghur Paper Mills Company Limited and anr. Vs. State of Orissa and ors. - Court Judgment

LegalCrystal Citation
SubjectConstitution
CourtSupreme Court of India
Decided On
Case NumberPetition for Special Leave to Appeal (Civil) Nos. 5388-5389 of 1980, decided on March 1, 1985
Judge
Reported in1985(Supp)SCC377
AppellantThe Titaghur Paper Mills Company Limited and anr.
RespondentState of Orissa and ors.
Excerpt:
- [v. d. tulzapurkar; a. n. sen ; d. p. madon, jj.] - the said judgment of the orissa high court was the subject-matter of civil appeal no. 2319 of 1982 state of orissa and others v. the titaghur paper mills company limited and another herd along with civil appeal no. 220 of 1982 state of orissa v. mangalji mulji khara and others which appeals have been disposed of by our judgment delivered today [1985 supp scc 280]. these petitions have, therefore, become infructuous and are dismissed.v. d. tulzapurkar; a. n. sen ; d. p. madon, jj.1. these two petitions for special leave to appeal are directed against those parts of the judgment of the high court of orissa rejecting some of the contentions raised by the petitioners while allowing the writ petitions under article 226 of the constitution of india field by them in the high court. the said judgment of the orissa high court was the subject-matter of civil appeal no. 2319 of 1982 state of orissa and others v. the titaghur paper mills company limited and another herd along with civil appeal no. 220 of 1982 state of orissa v. mangalji mulji khara and others which appeals have been disposed of by our judgment delivered today [1985 supp scc 280]. these petitions have, therefore, become infructuous and are dismissed.
Judgment:

V. D. TULZAPURKAR; A. N. SEN ; D. P. MADON, JJ.

1. These two petitions for special leave to appeal are directed against those parts of the judgment of the High Court of Orissa rejecting some of the contentions raised by the petitioners while allowing the writ petitions under Article 226 of the Constitution of India field by them in the High Court. The said judgment of the Orissa High Court was the subject-matter of Civil Appeal No. 2319 of 1982 State of Orissa and Others v. The Titaghur Paper Mills Company Limited and Another herd along with Civil Appeal No. 220 of 1982 State of Orissa v. Mangalji Mulji Khara and Others which appeals have been disposed of by our Judgment delivered today [1985 Supp SCC 280]. These petitions have, therefore, become infructuous and are dismissed.


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