SURENDRA KUMAR & ANOTHER Vs. DISTRICT MAGISTRATE & OTHERS
LAWS(UTN)-2013-7-185
HIGH COURT OF UTTARAKHAND
Decided on July 23,2013

Surendra Kumar And Another Appellant
VERSUS
District Magistrate and others Respondents

JUDGEMENT

- (1.) Heard Mr. Sunil Kumar Jain, Senior Advocate assisted by Mr. B.S. Thind, Advocate for the petitioner Mr. R.C. Arya, Standing Counsel for the State of Uttarakhand/respondent no.1, Mr. Sharad Sharma, Senior Advocate assisted by Ms Vandana Singh, Advocate for the intervener/applicant. Mr. J.C. Belwal, Advocate accepts notices on behalf of respondent nos.2 & 3.
(2.) Mr. J.C. Belwal, Advocate for respondent nos.2 & 3 submits that this matter is between the petitioner and District Magistrate and Bharat Petroleum Corporation Ltd. has nothing to do. No plea has been pleaded by him, therefore, he does not want to argue the case.
(3.) This petition has been filed by the petitioner for following reliefs:- "(i) Issue a writ order or direction in the nature of mandamus commanding the respondent no.1 to decide the matter regarding the NOC dated 12.05.2006 in favour of respondent no.3, expeditiously or within a period granted by the Hon'ble Court (Annexed as Annexure No.3 to the writ petition). (ii) Issue any other writ order or direction which this Hon'ble Court may deem fit and proper in the facts and circumstances of the case. (iii) Award the cost of present writ petition to the petitioner." ;


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