BABUL DAS Vs. STATE OF TRIPURA
LAWS(TRIP)-2021-2-19
HIGH COURT TRIPURA
Decided on February 08,2021

BABUL DAS Appellant
VERSUS
STATE OF TRIPURA Respondents

JUDGEMENT

Arindam Lodh,J. - (1.) Heard Mr. D. Sarkar, learned legal aid counsel appearing for the petitioner as well as Mr. D. Bhattacharya, learned G.A. appearing for the State respondents.
(2.) The facts in brief are that, on the basis of an advertisement for setting up of Smoke Emission Testing Centres (SETC for short) in various parts of the State of Tripura, the petitioner, being one of the applicants, was selected to open SETC in the name of 'Pushpita Automobile Emission Testing Centre'(Pushpita A.E.T. Centre for short). He was issued with the necessary licence by the competent authority. After obtaining licence, the petitioner installed machineries and started to issue pollution certificates after proper verification of the vehicles.
(3.) The petitioner suddenly had received a show cause notice dated 11.05.2015(Annexure-4 to the writ petition), wherein he was asked to show cause as to why he had issued Pollution Under Control(PUC for short) certificate in favour of vehicle bearing No.TR01W-1818 (TATA ACE) without testing the said vehicle, when the said vehicle was found to be in the custody of the Officer-In-Charge of Teliamura Police Station after meeting an accident.;


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