NATURALS DAIRY PRIVATE LTD. Vs. STATE OF BIHAR
LAWS(PAT)-2021-3-14
HIGH COURT OF PATNA
Decided on March 22,2021

Naturals Dairy Private Ltd. Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

Anjani Kumar Sharan, J. - (1.) Heard learned counsel for the petitioner, learned counsel for the Bihar Industrial Area Development Authority (hereinafter in short as 'BIADA') and learned counsel for the State.
(2.) Pleadings being complete, with consent of all the parties, this writ petition has been heard at length for final disposal at this stage itself.
(3.) The petitioner has approached this Court seeking the following reliefs: i. To issue an appropriate writ (s)/ order (s) /direction(s) in the nature of Certiorari quashing the order dated 20.11.2018 as contained in memo no. 5195 dated 22.11.2018 (Anx-16), whereby the appeal filed by the petitioner being Appeal Case No. 06/2017 has been dismissed on non-est and perverse grounds by respondent no. 2. ii. To issue an appropriate writ/order/direction in the nature of Certiorari quashing the order dated 31.03.2016 (Anx-8) whereby the allotment of Industrial Plot No. NS11 at Patliputra Industrial Area, Patna, has been cancelled and also the order dated 27.12.2016 (Anx-12) affirming the said cancellation. iii. To issue an appropriate writ /order/direction in the nature of Mandamus directing the Respondents not to take any coercive action against the petitioner's plot. iv. To issue an appropriate writ /order/direction in the nature of Mandamus directing the respondents to allow the petitioner to run his unit without any hindrance. v. To stay the operation of the order dated 20.11.2018 as contained in memo no. 5195 dated 22.11.2018 (Anx-16) till the final disposal of the present writ petition. vi. To any other relief(s) that the petitioner is entitled to in the facts and circumstances of the case. ;


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