STATE OF NAGALAND & ANOTHER Vs. ATOKA AWOMI & 24 OTHERS
LAWS(GAU)-2018-4-74
HIGH COURT OF GAUHATI
Decided on April 02,2018

State Of Nagaland And Another Appellant
VERSUS
Atoka Awomi And 24 Others Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. P.B. Paul, learned counsel for the appellants. Also heard Mr. N.K. Luikham, learned counsel for the respondents.
(2.) The appellants herein have made a challenge to the order dated 8/11/2017 passed by the District Judge, Dimapur, in C.M.C. No.61/2017 arising out of Civil Suit No.6/2017, whereby the appellants' application for vacation of the stay order dated 24/8/2017 has been dismissed.
(3.) The facts of the case is that vide Notification dated 27/5/2017, the Governor of Nagaland was pleased to constitute a Committee for collection of tax, tolls and fees under the Dimapur Municipal Council and to lease out and issue work orders to individual/parties. The constitution of the Committee members consisted of (1) Joint Secretary, Municipal Affairs Department (2) Administrator, Dimapur Municipal Council (3) Office on Special Duty, Municipal Affairs Department (4) Additional Director, Municipal Affairs Department. The Municipal Affairs Department thereafter, issued an advertisement dated 15/7/2017, calling for tenders from persons to whom collection of tolls and utility fees could be leased out to. In pursuance to the advertisement dated 15/7/2017, 36 tenderers were selected. However, as only 10 out of 36 tenderers could submit the security deposit, only 10 tenderers were appointed to collect tax, tolls and fees under the Dimapur Municipal Council.;


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