ADITYA MULTICOM PRIVATE LIMITED Vs. STATE OF BIHAR
LAWS(PAT)-2022-3-5
HIGH COURT OF PATNA
Decided on March 09,2022

Aditya Multicom Private Limited Appellant
VERSUS
STATE OF BIHAR Respondents


Referred Judgements :-

DEEPAK KUMAR VS. STATE OF HARYANA [REFERRED TO]


JUDGEMENT

- (1.) Regard being had to the commonality of the controversy in both the aforesaid writ petitions, it was thought apposite to hear them analogously and accordingly, they were heard together with the consent of the parties and are being disposed of by the present singular order.
(2.) The first writ petition i.e. C.W.J.C. No. 11054 of 2021 had originally been filed for directing the respondents to remove the restriction from generating e-challan on the portal http://portal.biharmines.in/ forthwith and to allow the petitioner to sell sand from the stock-hold areas in the District of Rohtas, for which the petitioner has obtained K-License under Rule 39 (1) of the Bihar Minerals (Concession, Prevention of Illegal Mining, Transportation and Storage) Rules, 2019 (hereinafter referred to as the 'Rules, 2019').
(3.) As far as the second writ petition i.e. C.W.J.C. No. 12178 of 2021 is concerned, the same had originally been filed for directing the respondents to remove the restriction from generating e-challan on the portal http://portal.biharmines.in/ forthwith and to allow the petitioner to sell sand from the stock-hold areas in the District of Aurangabad, for which the petitioner has obtained K-License under Rule 39 (1) of the Rules, 2019.;


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