GYAN PRAKASH AND . ORS. Vs. STATE OF UTTARANCHAL & ORS.
LAWS(UTN)-2001-5-12
HIGH COURT OF UTTARAKHAND (FROM: NAINITAL)
Decided on May 17,2001

Gyan Prakash and . Ors. Appellant
VERSUS
State of Uttaranchal And Ors. Respondents

JUDGEMENT

P.C.VERMA,J. - (1.)HEAD learned counsel for the petitioner and learned standing counsel.
(2.)THE grievance of the petitioner is that he applied for grant of Arm licence before the respondents and his application (Annexure no. 1) has not yet been decided.
The licensing authority is required to pass appropriate orders on the applica­tion for grant of licence is view of the provision of the Arms Act, within a reasonable distance of time.

(3.)THE writ petition is finally disposed of with a direction that the licensing au­thority (District Magistrate, Udham Singh Nagar) shall pass appropriate orders ac­cording to law on the application of the petitioner within a period of three months from the date of certified copy of this or­der is produced before him.
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