MANOJ KUMAR GOEL Vs. EAST COAST RAILWAY, GENERAL MANAGER
LAWS(ORI)-2021-3-50
HIGH COURT OF ORISSA
Decided on March 22,2021

Manoj Kumar Goel Appellant
VERSUS
East Coast Railway, General Manager Respondents

JUDGEMENT

S.MURALIDHAR,CJ. - (1.) The Petitioner seeks for a direction to the Opposite Parties for release/refund of excess royalty deducted from his bill in respect of Contract Agreement No.101/SBP/Diversion Road/LAE-THV/MKG dated 2nd March, 2017 (Annexure-2) along with accrued interest thereon within a stipulated period.
(2.) Learned counsel for the Petitioner submits that the present writ petition is covered as per the decision of this Court passed in W.P.(C) No. 11830 of 2013 on 18th March, 2015 and the case of Akuli Charan Das v. State of Orissa and others and batch of cases, 2006 (Supp.-II) OLR 672 and as such, the present writ petition may be disposed of in terms of the said order.
(3.) Mr. Subrat Mishra, learned counsel for the Opposite PartiesEast Coast Railway does not oppose to the same.;


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