NBCC (INDIA) LTD Vs. STATE OF ASSAM AND 3 ORS
LAWS(GAU)-2018-12-3
HIGH COURT OF GAUHATI
Decided on December 03,2018

Nbcc (India) Ltd Appellant
VERSUS
State Of Assam And 3 Ors Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. A. Thakur, learned counsel for the petitioner. Also heard Mr. D. Nandi for the respondent No. 3. Dr. B. Ahmed appears for the respondent Nos. 1 and 2.
(2.) The petitioner has prayed for setting aside the extract of the meeting minutes of the Micro & Small Enterprise Facilitation Council held on 12.03.2018, in the office chamber of the Commissioner of Industries & Commerce, Assam, by which the petitioner has been directed to make payment of the Principal & Local Freight Charges with interest to the respondent No.
(3.) The petitioner's counsel submits that the respondent No. 3 is a Small Scale Industrial Unit, who had supplied materials to the petitioner.;


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