J. GEETH Vs. STATE OF NAGALAND
LAWS(GAU)-2018-11-125
HIGH COURT OF GAUHATI
Decided on November 14,2018

J. Geeth Appellant
VERSUS
STATE OF NAGALAND Respondents

JUDGEMENT

UJJAL BHUYAN,J. - (1.) We have heard Mr. D. Das, learned Senior counsel assisted by Mr. R.B. Phukan, learned counsel for the petitioner; also heard Mr. N. Dutta, learned Senior counsel and Mr. I. Choudhury, learned Senor counsel assisted by Mr. A. Phukan, learned counsel for respondent Nos.1 to 4.
(2.) By filing this petition under Article 226 of the Constitution of India, petitioner seeks a declaration that Rule 4(1B) of the Nagaland State Lotteries Rules, 2010 as introduced vide the Government of Nagaland notification dated 16.07.2015 is illegal and unconstitutional and also seeks quashing of Government of Nagaland notification dated 07.03.2016 withdrawing the Notice Inviting Tender (NIT) dated 31.07.2014.
(3.) Facts as pleaded in the writ petition may be briefly noted.;


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