LIMRAS LOTTERY TRADING & CO PVT LTD Vs. STATE OF MIZORAM REPRESENTED BY SECRETARY
LAWS(GAU)-2018-10-32
HIGH COURT OF GAUHATI (AT: AIZAWL)
Decided on October 04,2018

Limras Lottery Trading And Co Pvt Ltd Appellant
VERSUS
State Of Mizoram Represented By Secretary Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. P. Madhavan, learned counsel for the petitioners. Also heard Ms. Mary L. Khiangte, learned Government Advocate for all the respondents.
(2.) This is a petition praying for a direction to be issued to the respondents to issue No Objection Certificate to the concerned Bankers to enable the petitioners to withdraw the amounts that had been promised by them to the respondents vide the Bank Guarantees given to the Government.
(3.) The facts of the case in brief is that the petitioners were the sole distributor of On-line and paper Lotteries in the State of Mizoram on the basis of 2 (two) Agreements dated 01.07.2008 (for Online Lotteries) and 26.05.2009 (for paper Lotteries), executed by the petitioners and the State of Mizoram. In respect of the Agreement dated 01.07.2008 (for Online Lotteries), security in the form of Bank Guarantee amounting to Rs. 2 crores had been furnished by the petitioners. In respect of the Agreement dated 26.05.2009 (for paper Lotteries), the petitioners furnished Bank Guarantee of Rs. 1 crore, even though the agreement required that Bank Guarantee was to be furnished for Rs. 50 lakhs.;


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