HARI KRISHAN AND SONS AND ANR Vs. UNION OF INDIA AND ORS
LAWS(GAU)-2018-10-70
HIGH COURT OF GAUHATI
Decided on October 12,2018

Hari Krishan And Sons And Anr Appellant
VERSUS
Union of India And Ors Respondents

JUDGEMENT

Prasanta Kumar Deka, J. - (1.) Heard Ms. B Goyal, learned counsel appearing on behalf of the petitioners. Also heard Mr. BK Das, learned Standing Counsel for the respondent/ NF Railway.
(2.) The petitioners have challenged the decision of the Railways Authority imposing demurrage charges vide order No. G1005/DM/GVG/2012 dated 21.05.2012 issued by the Divisional Railway Manager, Comml. Ambala Cantonment by way of which the appeal of the petitioner No. 1 praying for waival of demurrage of Rs. 2,94,000/- thereby directing the CGS/GVG to collect the full amount of demurrage was rejected.
(3.) The petitioners in the course of their business purchased coal from North Eastern Coalfields, Coal India Limited sold under E-tendering system. The petitioner No. 1 was allotted one rack of coal. The said coal was dispatched by the North Eastern Coalfields, Coal India Limited from theTirap Colliery at Margherita through the Railways to the destination station at Mandi Govindgarh.;


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