MARGHERITA S S LTD AND 14 ORS Vs. STATE OF ASSAM AND 5 ORS
LAWS(GAU)-2018-12-17
HIGH COURT OF GAUHATI
Decided on December 04,2018

Margherita S S Ltd And 14 Ors Appellant
VERSUS
State Of Assam And 5 Ors Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. B. Kaushik, learned counsel for the petitioners. Also heard Mr. S.R Barua, appearing for the respondent Nos. 1 to 4 and Mr. B.D Das, learned senior counsel assisted by Mr. D. Kalita for the respondent No. 6.
(2.) The petitioners are Co-operative societies and authorized agents in Tinsukia District, who are distributing PDS articles to retail agents, under the Assam Public Distribution of Articles Order 1982.
(3.) The petitioners have challenged clause 7 (11) & 7 (12) of the Targeted Public Distribution System (Control) Order 2015 (hereinafter referred to as Control Order 2015), issued on 20.03.2015, whereby provision has been made for distribution of PDS articles from the FCI godown to the godown of the intermediaries and door-step delivery of food grains, to the fair price shops by Transporters/carriage Contractors.;


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