M/S. KULKARNI OIL AGENCY Vs. THE STATE OF MAHARASHTRA AND ORS.
LAWS(BOM)-2017-2-76
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on February 16,2017

M/S. Kulkarni Oil Agency Appellant
VERSUS
THE STATE OF MAHARASHTRA AND ORS. Respondents

JUDGEMENT

- (1.) Rule. Rule made returnable forthwith. Heard finally with the consent of the learned Counsel appearing on behalf of the respective parties.
(2.) By way of present petition, the petitioner challenges the order dated 20.09.2014 passed by the respondent No.3/Deputy Commissioner (Supply), Amravati Division, Amravati thereby seeking recovery of an amount to the tune of Rs.11,58,499/- from the petitioner within stipulated period of one month and it was further directed that if the petitioner fails to deposit the said amount within stipulated period, the amount would be recovered from the petitioner as the amount of land revenue.
(3.) This Court on 28th October, 2015, issued notice for final disposal and interim relief was granted in favour of the petitioner. On 23.12.2016, the learned Counsel for the petitioner submitted that an identical issue was involved in the other petitions and these petitions were decided by this Court. The learned AGP prayed for some time to file reply submitting that there is difference in the authorities vest with the powers to take appropriate proceedings, no reply is filed on behalf of the State Government pursuant to the order dated 23.12.2016. The only reply on behalf of the State Government on record is of 02.03.2016. It is stated in the reply that, "on the contrary, Deputy Commissioner (Supply) is having jurisdiction to review Criminal Revision against order passed by District Supply Officer or Collector of respective District.";


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