B.L.L. AGENCY Vs. STATE OF MANIPUR
LAWS(MANIP)-2021-3-18
HIGH COURT OF MANIPUR
Decided on March 18,2021

B.L.L. Agency Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

A.BIMOL SINGH,J. - (1.) Heard Ms. Arpana Bhat, learned counsel appearing for the petitioners and Mr. Lenin Hijam, learned Addl. AG appearing for the respondents.
(2.) The present review petition had been filed seeking for review of the judgment and order dated 04.11.2020 passed by this Court in W.A. No. 26 of 2018, W.A. No. 27 of 2018,W.P. (C) No. 28 of 2018, W.P. (C)No. 44 of 2018, W.P. (C) No. 995 of 2018 and W.P. (C) No. 1062 of 2018.
(3.) The facts of the present case in a nutshell is that the Ministry of Women and Child Development, Government of India, allocated food grains and micro-nutrients to the State Governments and Union Territories under the Wheat Based Nutrition Program (WBNP) for the beneficiaries such as malnourished children and lactating mothers. The allocation of the food grains and micronutrients under the WBNP is done periodically in every quarter of a year and the period of one year is divided into four quarters comprising of 3 months each. As per the guidelines issued by the Government, the lifting and distribution of food grains allocated for a particular quarter is to be carried out within three months or within the particular quarter of the year. If for any reason, the State Government failed to lift and distribute the food grains under WBNP, the quota of food grains allocated to the State for that particular quarter will lapsed, resulting in depriving the beneficiaries to get their share of food grains and other Micronutrient entitled to them.;


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