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Kar. HC: Alternate Remedy Can’t be Used as China Wall Against Invocation of Writ Jurisdiction - (22 Sep 2023)

CONSTITUTION

Karnataka High Court while relying on judgment in Godrej Sara Lee Ltd vs. Excise & Taxation Officer (MANU/SC/0086/2023), has held that in all cases, the entities answering Article 12 can’t press into service the doctrine of alternate remedy as China Wall against invocation of writ jurisdiction.

Tags : KARNATAKA HIGH COURT   ALTERNATE REMEDY   WRIT JURISDICTION  

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