POWER GRID CORPORATION OF INDIA LTD Vs. STATE OF MAHARASHTRA THROUGH DISTRICT MAGISTRATE & COLLECTOR, AURANGABAD MAHARASHTRA
LAWS(BOM)-2017-8-235
HIGH COURT OF BOMBAY
Decided on August 04,2017

POWER GRID CORPORATION OF INDIA LTD Appellant
VERSUS
State Of Maharashtra Through District Magistrate And Collector, Aurangabad Maharashtra Respondents

JUDGEMENT

S.C. Dharmadhikari, J. - (1.) Rule. Respondents waive service. By consent, Rule is made returnable forthwith. Since pleadings are complete, both Petitions are disposed of by this common judgment.
(2.) By these Petitions under Article 226, the petitioner in Writ Petition No. 9315 of 2015 [Power Grid Corporation of India Limited] is seeking the following reliefs : "Prayer clause (B) : The Hon'ble Court may kindly be pleased to issue Writ of Certiorari or any other appropriate Writ, Order or Direction in the nature thereby quash and set aside the impugned order dated 20/08/2013 in case no.57/2013 passed by the Respondent no.1 District Magistrate Aurangabad against the petitioner. It be declared that order dated 20/8/2013, as void, nullity and non-est in the eyes of law." 2A] The other Writ Petition seeks enforcement of this order.
(3.) The facts in a nutshell and for appreciating the legal arguments are set out as under : The facts are taken from Writ Petition No.9315/2015. That is impugning the order passed by the respondent no.1 Collector and District Magistrate, Aurangabad dated 20/8/2013 in Case No.57/2013. The second Writ Petition claims enforcement and execution of this order.;


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