DEMIAN R MARAK Vs. GARO HILLS AUTONOMOUS DISTRICT COUNCIL, TURA
LAWS(MEGH)-2013-10-3
HIGH COURT OF MEGHALAYA
Decided on October 10,2013

Demian R Marak Appellant
VERSUS
Garo Hills Autonomous District Council, Tura Respondents

JUDGEMENT

PRAFULLA C.PANT, C.J - (1.) Heard.
(2.) BY means of this writ petition, the petitioner has challenged the order dated 16.01.2013, passed by the Secretary, Executive Committee, Garo Hills Autonomous District Council, Tura, awarding a contract of realization of toll, at Toll Gate at New Putimari Soenang to Shri Jampingstone Areng (respondent No. 3). In short, the writ petitioner has pleaded that neither any tenders were floated by the respondents No. 1 and 2 nor any notice was published inviting members of the public to submit their bids/tenders/offers for toll gate at New Putimari Soenang, regarding realization of the toll tax to be collected from the vehicles passing through it. It is further pleaded that arbitrarily the contract was given to respondent No. 3 which is violative of Article 14 of the Constitution of India. It is also pleaded that the petitioner is a businessman who wanted to submit his offer for the contract.
(3.) RESPONDENTS have filed their counter affidavits. But what has been pleaded by them is that Garo Hills Autonomous District Council (Market Tax) Regulation, 1970 is not applicable to the toll gate.;


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