AMIT GARG Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-11-8
HIGH COURT OF MEGHALAYA
Decided on November 06,2020

AMIT GARG Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

Ranjit More, j. - (1.) Heard.
(2.) The petition is filed under Article 226 of the Constitution of India challenging Clauses 3, 4 and 5 of the Coal Auction Notice dated 24-09-2020.
(3.) The petition was placed for admission on 08-10-2020. During the course of hearing, learned AG submitted that Clauses 4 and 5 of the subject Auction Notice were inserted in pursuant to para 10 of the Sixth Schedule of the Constitution of India and the Regulation namely' The Garo Hills District (Trading by Non-Tribals) Regulation, 1957.' It was the submission of learned AG that Clauses 4 and 5 of the Auction Notice cannot be challenged in the absence of challenge to the said Regulation.;


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