EAGLE GRANITE FATUHA INDUSTRIAL Vs. STATE OF BIHAR
LAWS(PAT)-2022-1-23
HIGH COURT OF PATNA
Decided on January 18,2022

Eagle Granite Fatuha Industrial Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

CHAKRADHARI SHARAN SINGH,J. - (1.) This application has been taken up for online hearing through video conference because of COVID-19 pandemic restrictions.
(2.) This writ application has been filed by M/S Eagle Granite, Fatuha Industrial Area, through its proprietor seeking quashing of an order dtd. 6/3/2020 passed by the Secretary, Department of Industries, Government of Bihar, in Appeal Case No. 06 of 2019, whereby the petitioner's appeal against an order dtd. 29/1/2019 passed by the Managing Director, Bihar Industrial Area Development Authority (in short 'BIADA'), has been rejected. The petitioner has also put to challenge the said order dtd. 29/1/2019 passed by the Managing Director, BIADA.
(3.) It is an admitted case of the petitioner that she is widow of one late Amalesh Banarjee who was allotted 20,000/- square feet plot of land in the industrial by the BIADA for establishing granite marble industry in terms of an allotment letter dtd. 17/7/1990.;


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