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G. Santhi, Proprietrix of Sri Raji Engineering Works & Others v/s The District Collector, Vellore District & Others

    W.P.No.3850, 3902 & 3903 of 2012

    Decided On, 20 February 2012

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE M. JAICHANDREN

    For the Petitioners: V. Sanjeevi, Advocate. For the Respondents: V. Jayaprakash Narayanan, Additional Government Pleader.



Judgment Text

(Prayer: Petition filed under Article 226 of the Constitution of India, praying for a Writ of Mandamus, directing the 2nd and 3rd respondents to sell the sand to the bullock carts, tractor with trailor in the Thirumani Government Sand Quarry and also to issue the sale bills with the name and address of the stockyard in the bills issued by the 2nd and 3rd respondents for any permitted vehicles namely lorry, tractor and licensed bullock carts.)

1. Mr.V.Jayaprakash Narayanan, learned Additional Government Pleader takes notice for the respondents.

2. With the consent of the learned counsels appearing for the parties concerned, this writ petition is taken up for disposal.

3. It has been stated that the petitioner is doing business as a dealer in sand and other building materials. The petitioner is a registered dealer in the records of the sales tax department of the government of Tamil Nadu. Since, the bills issued by the second respondent do not contain the names and the addresses of the stock yards, from where the sand is transported, the petitioner is facing hardship, due to certain legal and other related issues, raised by the police and other government officials, while transporting the sand.

4. The learned Additional Government Pleader appearing for the respondents had submitted that this Court had been passing orders directing the respondents concerned to issue the bills with the names and the addresses of the stock yards, from where the sand is transported, using the licensed vehicles. One such order, dated 30.9.2011, made in W.P.No.21907 of 2011, has been placed before this Court.

5. In view of the submissions made by the learned counsels appearing for the parties concerned, the second respondent is directed to issue the sale bills containing the names and the addresses of the registered stock yards belonging to the petitioner, if the s

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and is transported in licensed or permitted vehicles, subject to the other conditions to be imposed by the respondents, if any, as per law. The writ petition is ordered accordingly. No costs.
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