MEGHALAYA CEMENTS LTD. Vs. UNION OF INDIA
LAWS(MEGH)-2021-2-2
HIGH COURT OF MEGHALAYA
Decided on February 02,2021

Meghalaya Cements Ltd. Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

BISWANATH SOMADDER,H.S.THANGKHIEW,J. - (1.) The writ petitioner has filed the instant writ petition being essentially aggrieved by non-disbursement of its claim on account of interest subsidy as promised under the North East Industrial and Investment Promotion Policy (NEIIPP), 2007 and the Central Interest Subsidy Scheme (CISS), 2007.
(2.) At the time of hearing of the matter, it transpires that an identical issue was considered by the Hon'ble Gauhati High Court and orders have been passed in respect of WP (C) No.1230 of 2016. We have been informed by the learned ASG representing the interest of the Union of India as well as its other authorities that the matter went up to the Hon'ble Supreme Court. However, presently, there is a review petition pending before the Hon'ble Gauhati High Court in respect of the judgment and order dated 22nd May, 2018.
(3.) Considering this aspect of the matter, we direct the Joint Secretary to the Government of India, Ministry of Commerce and Industry (Department of Industrial Policy and Promotion), being the respondent No.2, to consider the grievances of the writ petitioner, as contained in the pleadings, particularly, in the light of the judgment and order dated 22nd May, 2018, as well as further orders passed in connection thereof and take a decision in the matter supported with cogent reasons, after giving adequate opportunity of hearing to the writ petitioner and all concerned, as expeditiously as possible, preferably within a period of six weeks, but not later than eight weeks from date of communication of a photostat certified copy of this order.;


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