SHOPIAN OIL AGENCY Vs. STATE OF J&K
LAWS(J&K)-2006-7-25
HIGH COURT OF JAMMU AND KASHMIR
Decided on July 31,2006

Shopian Oil Agency Appellant
VERSUS
STATE OF JANDK Respondents

JUDGEMENT

- (1.) MOHD Ramzan Wani has filed this application for being impleaded as a party to OWP No. 574/2005, which is directed against order No.DCAPDK7K.oi 1/2005 dated 17.10.2005 of Director, Consumer Affairs and Public Distribution, Kashmir.
(2.) THE applicant seeks his impleadment on the plea that dealership of Shopian Oil Agency was initially allotted to Lassi Wani, who entered into a partnership with him for making the agency operational for the purposes of making supplies of kerosene oil to the inhabitants of Tehsil Shopian. After the death of Lassi Wani, the partnership is stated to have been reconstituted by the legal heirs of Lassi Wani with some strangers to the exclusion of the applicant.
(3.) THE dispute between the legal heirs of Lassi Wani and applicant is stated to be pending before learned Sub Judge, Shopian, and learned District Judge, Pulwama. Applicant says had withdrawn the leasehold of the land, which he had offered for running Shopian Oil Agency. The dispute pending before Civil Courts is with respect to the rendition of accounts and declaration to the effect that the applicant is also a partner of the Shopian Oil Agency. Applicant is alleged to have complained to the Director, CA&PD, J&K Govt., Srinagar, about the illegal actions of the writ petitioner in running the affairs of Shopian Oil Agency, and on this complaint, the Director passed an order under his No. DCAPDK/K.oil/2005 dated 17.10.2005.;


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