SHIV PUJAN SINGH Vs. STATE OF BIHAR
LAWS(PAT)-2022-3-44
HIGH COURT OF PATNA
Decided on March 04,2022

SHIV PUJAN SINGH Appellant
VERSUS
STATE OF BIHAR Respondents




JUDGEMENT

- (1.) Heard learned counsel for the parties.
(2.) Petitioner has prayed for the following relief(s):- 1. That this is an application for issuance of a writ in the nature of Mandamus commanding the respondent authorities particularly respondent no. 3, 4, and 5 who are bent upon to harass the farmer at large of Navi Nagar Prakhand, Aurangabad for not purchasing their paddy which was kept in the premises of PACS godown and direction may be issued to the respondent no. 3, 4, and 5 to purchase the paddy of the farmers at the rate of minimum supporting price fixed by the State Government and direction may be issued to the State Government to hold a proper enquiry against the respondent no. 3, 4, and 5 who are bent upon to frustrate the Government policy for their own personal gain and/or pass any other order or orders which may be deemed fit and proper in the fact and circumstances of the case.
(3.) Learned counsel for the State opposes the petition stating that the petition is misconceived; raises disputed question of fact; is not in public interest; and that the issue can be best resolved at the local level by the appropriate authorities.;


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