PIONEER CARBIDE PVT. LTD. Vs. UNION OF INDIA
LAWS(MEGH)-2020-7-4
HIGH COURT OF MEGHALAYA
Decided on July 23,2020

Pioneer Carbide Pvt. Ltd. Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

Biswanath Somadder, CJ. - (1.) After we initially entertained the writ petition and directed the concerned respondent authority to file a report in the form of an affidavit in terms of our order dated 23.06.2020, such report in the form of an affidavit was subsequently filed by the concerned respondent authority consequent upon being granted extension of time by us on 16.07.2020.
(2.) Today, as we were about to dispose of the matter, the learned advocate for the petitioner prays for withdrawal of the writ petition so that her client can approach the concerned respondent authority in order to respond to the demand-cum-show cause notice dated 20.12.2019.
(3.) Considering the prayer made on behalf of the writ petitioner, we grant leave to the writ petitioner to withdraw the writ petition and pursue its statutory remedy by responding to the demand-cum-show cause notice dated 20.12.2019 - which is the subject-matter of challenge in the writ proceeding - in accordance with law.;


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