JAI AMBE PETROLEUM KENDRA Vs. INDIAN OIL CORPORATION LIMITED
LAWS(MPH)-2021-3-11
HIGH COURT OF MADHYA PRADESH
Decided on March 10,2021

Jai Ambe Petroleum Kendra Appellant
VERSUS
INDIAN OIL CORPORATION LIMITED Respondents

JUDGEMENT

Vijay Kumar Shukla,J. - (1.) The present intra-court appeal has been filed under Section 2(1) of the Madhya Pradesh Uchcha Nyayalaya (Khand Nyaypeeth ko Appeal) Adhiniyam, 2005, being dissatisfied with and aggrieved by the order dated 27-6-2019 passed by the learned Single Judge in WP-17088-2018 [M/s Jai Ambe Petroleum Kendra vs. Indian Oil Corporation Limited and others]. The appellantpetitioner has called in question the legality and validity of the order dated 14-12-2017 by which dealership of the appellant was terminated and the order dated 25-6-2018 whereby the appellate authority has dismissed the appeal. The writ petition has been dismissed by the impugned order dated 27-6-2019.
(2.) The facts which are imperative to be stated are, that the appellant was appointed as a retail outlet dealer of the respondent, Indian Oil Corporation [for short, "the IOCL"] for sale and supply of Petrol/High Speed Diesel (HSD)/Motor Oil/Grease and other petroleum products, vide agreement dated 22-01-2009. On 10-7- 2017 Sales Officer of the IOCL randomly inspected the retail outlet of the appellant and found that there was no separate toilet for men/women. He collected samples of MS and HSD of both tank lorry and nozzle and sent the same for the BIS specification test to a laboratory. As per report of the laboratory the samples of MS of both tank lorry and nozzle failed the test of the BIS specification, however, the sample of HSD of both tank lorry and nozzle passed the BIS specification. The said report was communicated to the appellant vide letter dated 01-8-2017. Pursuant to the report dated 31-7-2017, sale and supply of the outlet of the appellant was suspended and after recording meter reading of dispensing machines, the same were sealed.
(3.) On 24-8-2017 while conducting MDT inspection (toilet inspection) by Shri Neeraj K. Chhipa, the officer of the IOCL found that the petrol pump was operational. A report was submitted by him requesting further investigation in the case. Pursuant to which a committee was constituted and another inspection was conducted on 8-9-2017. During this inspection the outlet of the appellant was found operational, despite suspension of sale. The dispensing unit showing changed reading was video-graphed by the officers of the IOCL.;


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