BODOLAND TERRITORIAL COUNCIL Vs. CARBON RESOURCES PVT. LTD.
LAWS(GAU)-2018-12-129
HIGH COURT OF GAUHATI (AT: AGARTALA)
Decided on December 21,2018

BODOLAND TERRITORIAL COUNCIL Appellant
VERSUS
Carbon Resources Pvt. Ltd. Respondents

JUDGEMENT

KALYAN RAI SURANA,J. - (1.) Heard Mr. A. Saran, the learned Senior Counsel assisted by Mr. A.A. Tiwari as well as Mr. M. Sarma, the learned Senior Counsel for the BTC, the applicant herein. Also heard Mr. V. Giri, the learned Senior Counsel along with Mr. G. N. Sahewalla, the learned Senior Counsel assisted by Mr. A. Krishnan, the learned counsel for the opposite party No. 1, i.e. the writ petitioner.
(2.) This is an application under Article 226 (3) of the Constitution of India, for vacating/modifying/alteration of the order dated 08.11.2017 passed by this Court in WP (C) No. 6701/2017.
(3.) In the connected writ petition, the case projected by the opposite party No. 1 herein is that on 20.02.2008, in a public auction sale conducted by the Recovery Officer, Debts Recovery Tribunal, Guwahati, they had purchased the plot of land in question. The said land was duly mutated in their name on 03.01.2009. Upon obtaining all other necessary permissions, clearance, NOC, etc., the opposite party No. 1 had set up a Petroleum Coke Calcination Plant by incurring a huge cost. The commencement of commercial production was envisaged in the year 2011.;


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