BHABANI PRINT AND PUBLICATION AND ANOTHER Vs. THE UNION OF INDIA AND 6 OTHERS
LAWS(GAU)-2018-4-106
HIGH COURT OF GAUHATI
Decided on April 06,2018

Bhabani Print And Publication And Another Appellant
VERSUS
The Union Of India And 6 Others Respondents

JUDGEMENT

SUMAN SHYAM,J. - (1.) AND ORDER Heard Mr. P.K. Goswami, learned senior counsel assisted by Mr. J. Deka, learned counsel appearing on behalf of the writ petitioners. I have also heard Mr. S.C. Keyal, learned Assistant Solicitor General of India, appearing for respondent Nos. 1 and 2, Dr. B. Ahmed, learned counsel appearing for respondent Nos. 3 to 6 as well as Mr. G. Das, learned counsel representing respondent No. 7.
(2.) The decision of the State Level Committee (SLC) adopted in its 36th meeting held on 05.10.2015 rejecting the claim of the petitioners for reimbursement of Central Capital Investment Subsidy under the "Central Capital Investment Subsidy Scheme, 2007" (for short, the Scheme of 2007) is under challenge in the present writ petition.
(3.) The writ petitioner No. 1 is a partnership firm and the petitioner No 2 is one of its partners. The undisputed facts emerging from the record of this case are that the petitioner No. 1 firm had set up its printing press after obtaining trade licence from the Gauhati Municipal Corporation, Guwahati on 16.06.2006. The press was initially operated from a 1000 sq. ft. area situated in the ground floor of a building located at Rajgarh Road. Guwahati in the district of Kamrup, Assam. The petitioner No. 1 received Industrial Entrepreneur's Memorandum (IEM) acknowledgement from the Ministry of Industries, Department of Industrial Policy and Promotion, Government of India on 19.07.2006 and thereafter, started commercial production with effect from 01.07.2007. In order to avail the benefits promised under the North East Industrial and Investment Promotion Policy, 2007 (NEIIPP, 2007) the petitioner No. 1 firm had registered itself with the Industries Department and accordingly, certificates of registration dated 08.08.2008 and 29.11.2008 were also issued to the petitioner No. 1 by the respondent No. 4. Based on such registration, the petitioner No. 1 had applied for Central Capital Investment Subsidy (CCIS) before the respondent No. 5, which had received the approval of the State Level Committee (SLC) on 18.12.2009 pursuant whereto, an amount of Rs. 96, 82, 343.00 was released in its favour.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.