KUNTI PARIHAR W/O SHRI JAWAHAR SINGH PARIHAR Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-8-7
HIGH COURT OF UTTARAKHAND
Decided on August 01,2012

KUNTI PARIHAR W/O SHRI JAWAHAR SINGH PARIHAR Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) HEARD.
(2.) BY means of this writ petition, the petitioner has sought a writ in the nature of certiorari quashing the impugned order dated 23-3- 2012 (Annexure 15) passed by the respondent no.1. The petitioner has further sought a writ in the nature of mandamus directing the State Government to grant prospecting licence to the petitioner for the entire area applied for by the petitioner. The petitioner has assailed the impugned order on the ground that no opportunity of hearing was given to the petitioner while passing the impugned order.
(3.) THE grievance of the petitioner is that despite the order of revisional authority, the impugned order has been passed in absence of the petitioner.;


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