LAKSHMI PRASAD SAO Vs. COLLECTOR AND DEPUTY COMMISSIONER OF SINGHBHUM
LAWS(PAT)-1979-3-20
HIGH COURT OF PATNA
Decided on March 08,1979

LAKSHMI PRASAD SAO Appellant
VERSUS
COLLECTOR AND DEPUTY COMMISSIONER OF SINGHBHUM Respondents

JUDGEMENT

B.P.Jha, Vishwanath Mishra, JJ. - (1.)We shall dispose of these four writ petitions by a common judgment as a common point of law arises for consideration.
(2.)These petitioners have filed applications under Articles 226 and 227 of the Constitution of India and pray for quashing Annexure 1 attached to each of the writ petitions.
(3.)In these writ petitions, the Collectors of the different districts of Orissa filed certificates under section 4 of the Bihar and Orissa Public Demands Recovery Act, 1914 (Act IV of 1914) before the Collector of Singhbhum for realising the excise dues from these petitioners. The excise dues mentioned in C W J. C. No. 640 of 1974 are to the tune to Rs. 38,600.32, whereas in C W. J. C. No. 641 of 1974, Rs. 2,30 700/-, in C. W. J. C. No. 642 of 1974, Rs. 54,264.70 and in C. W J. C. No. 643 of 1974, Rs. 2,13,500. These amounts are mentioned in Annexure 1 to each of the writ petitions.


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