KAMATA PRASAD CHOBEY Vs. STATE OF C.G.
LAWS(CHH)-2003-12-10
HIGH COURT OF CHHATTISGARH
Decided on December 01,2003

Kamata Prasad Chobey Appellant
VERSUS
STATE OF C.G. Respondents

JUDGEMENT

- (1.)BY filing Writ Petition No. 3859/2003 under Article 226/227 of the Constitution of India the petitioner Lallan Singh who is licencee of the liquor shop situated at Ratanpur, District-Bilaspur has challenged the order dated 19-11 -2003 passed by Respondent No. 2, Collector, Bilaspur, declaring 4th of December, 2003 as 'Dry-day' and for closer of the wine shops on account of counting of the votes of Assembly Elections.
(2.)BY filing Writ Petition No 3891/2003 under Article 226/227 of the Constitution of India the petitioner Ashok Singh, who is licencee of the liquor shop situated at Navagarh, District - Janjgir Champa has challenged the order dated 21-11-2003 passed by Respondent No. 2, Collector Janjgir Champa,declaring 4th of December, 2003 as 'Dry-day' and for closer of the wine shops on account of counting of the votes of Assembly Elections.
By filing Writ Petition No. 3946/2003 under Article 226/227 of the Constitution of India the petitioners Ajay Sharma and Ashok Kumar Raut who are licencee of the liquor shops situated at Lakhanpur, Bhatgaon and Soorajpur, District - Surguja and Baikunthpur in District-Korea have challenged the orders dated 21-11-2003 passed by Respondent No. 2, Collector, Korea and Respondent No. 4 Collector, Surguja, declaring 4th of December, 2003 as 'Dry-day' and for closer of the wine shops on account of counting of the votes of Assembly Elections.

(3.)BY filing Writ Petition No. 3931/2003 under Article 226/227 of the Constitution of India the petitioner Kamta Prasad Choubey who is licencee of the liquor shops situated at Kunkuri Group District - Jashpur Nagar has challenged the order dated 14-11-2003 passed by Respondent No. 2, Collector, Jashpur Nagar, declaring 4th of December, 2003 as 'Dry-day' and for closer of the wine shops on account of counting of the votes of Assembly Elections.


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