SANJEEV KUMAR Vs. STATE OF J AND K
LAWS(J&K)-2020-8-82
HIGH COURT OF JAMMU AND KASHMIR
Decided on August 11,2020

SANJEEV KUMAR Appellant
VERSUS
STATE OF J AND K Respondents

JUDGEMENT

VINOD CHATTERJI KOUL,J. - (1.)Petitioner seeks a direction, by way of writ of mandamus, in the name of respondents to implement communication No.HB/Accts/3055 dated 10th August 2015, issued by Managing Director, J and K Housing Board, Jammu, with a further a further direction to respondents to release admitted liability to the tune of Rs.115.14 Lacs approximately in favour of petitioner.
(2.)When instant writ petition was taken up for consideration at its threshold on 30th January 2018, a Coordinate Bench of this Court, disposed of the same on the following lines:
' Taking into account the nature of order which this Court proposes to pass today, it is not necessary to issue notice to the respondents.

Heard. In this petition, the petitioner inter alia seeks a direction to the respondents to release an amount of Rs.115.14 lacs, which is due and payable to the petitioner on successful completion of the contracts by the petitioner.

When the matter was taken up today, learned counsel for the petitioner while inviting the attention of this court to the documents contained in Annexure-D submitted that the Dy. General Manager, Housing Board Unit-II, Jammu has admitted the amount which is payable to the petitioner, however, till today, the aforesaid amount has not been paid to the petitioner.

In view of the aforesaid submissions and in the facts of the case, the writ petition is dis-posed of with the direction to respondent No.3 to make payment of the admitted amount which is due and payable to the petitioner within a period of six weeks from the date of receipt of certified copy of the order passed today.

Accordingly, the writ petition is disposed of along with connected MP.'

(3.)Against aforesaid Order dated 31st January, 2018, a Letters Patent Appeal, being LPA No.177/2018, was preferred. The Appeal succeeded st and Order dated 31st January 2018 was set-aside, remanding back the matter to the Writ Court for further consideration. It is in consequence of above that writ petition on hand has come up for consideration before this Court.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.