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K. Ahilan v/s Territory Co-ordinator (Retail) Bharat Petroleum Corporation Limited, Trichy & Others


Company & Directors' Information:- BHARAT PETROLEUM CORPORATION LIMITED [Active] CIN = L23220MH1952GOI008931

Company & Directors' Information:- V - RETAIL PRIVATE LIMITED [Active] CIN = U52300TG2009PTC063445

Company & Directors' Information:- M S RETAIL PRIVATE LIMITED [Active] CIN = U52341KA2009PTC049097

Company & Directors' Information:- A R C INDIA PETROLEUM PRIVATE LIMITED [Active] CIN = U11202TG2009PTC063249

Company & Directors' Information:- A TO Z RETAIL LIMITED [Active] CIN = U52190MH2005PLC155766

Company & Directors' Information:- S D RETAIL PRIVATE LIMITED [Active] CIN = U52520GJ2004PTC056076

Company & Directors' Information:- A & M RETAIL PRIVATE LIMITED [Active] CIN = U52100TG2012PTC080504

Company & Directors' Information:- S. H. RETAIL PRIVATE LIMITED [Active] CIN = U52100DL2010PTC199889

Company & Directors' Information:- V G RETAIL PRIVATE LIMITED [Strike Off] CIN = U52300TG2009PTC065574

Company & Directors' Information:- R D RETAIL INDIA PRIVATE LIMITED [Active] CIN = U52100DL2012PTC235004

Company & Directors' Information:- M S N RETAIL PRIVATE LIMITED [Active] CIN = U52190KA2020PTC137203

Company & Directors' Information:- D & T RETAIL PRIVATE LIMITED [Strike Off] CIN = U74900HR2015PTC055569

Company & Directors' Information:- S & B RETAIL PRIVATE LIMITED [Under Process of Striking Off] CIN = U74120MH2015PTC266050

Company & Directors' Information:- N. S. RETAIL INDIA PRIVATE LIMITED [Active] CIN = U52609DL2017PTC310030

Company & Directors' Information:- A A RETAIL (INDIA) PRIVATE LIMITED [Strike Off] CIN = U74900GJ1991PTC016073

Company & Directors' Information:- S R PETROLEUM PRIVATE LIMITED [Strike Off] CIN = U23200MH1999PTC122909

Company & Directors' Information:- G K RETAIL PRIVATE LIMITED [Active] CIN = U15202DL2007PTC171738

Company & Directors' Information:- C F O RETAIL (INDIA) PRIVATE LIMITED [Active] CIN = U51909MH2003PTC140364

Company & Directors' Information:- C-3 RETAIL PRIVATE LIMITED [Strike Off] CIN = U52190WB2010PTC151458

Company & Directors' Information:- S M RETAIL PRIVATE LIMITED [Strike Off] CIN = U51494OR2008PTC010261

Company & Directors' Information:- N. P. PETROLEUM LIMITED [Strike Off] CIN = U23201UP1995PLC018153

Company & Directors' Information:- R. B. RETAIL LIMITED [Strike Off] CIN = U51109WB2008PLC123637

Company & Directors' Information:- R H PETROLEUM PRIVATE LIMITED [Active] CIN = U23209MH1996PTC101701

Company & Directors' Information:- M M RETAIL PRIVATE LIMITED [Active] CIN = U52599DL2007PTC157838

Company & Directors' Information:- W 1 RETAIL PRIVATE LIMITED [Strike Off] CIN = U52322DL2010PTC209103

Company & Directors' Information:- D K RETAIL PRIVATE LIMITED [Strike Off] CIN = U52399BR2011PTC016439

Company & Directors' Information:- K S M PETROLEUM PRIVATE LIMITED [Active] CIN = U01120TZ1978PTC000800

Company & Directors' Information:- S. S. T. B. RETAIL PRIVATE LIMITED [Active] CIN = U52600MH2018PTC305554

Company & Directors' Information:- J S RETAIL PRIVATE LIMITED [Strike Off] CIN = U52399PN2008PTC131786

Company & Directors' Information:- G & A RETAIL PRIVATE LIMITED [Strike Off] CIN = U74994MH2011PTC219515

Company & Directors' Information:- A. M. PETROLEUM PRIVATE LIMITED [Strike Off] CIN = U51524MH2014PTC255581

Company & Directors' Information:- R K D RETAIL PRIVATE LIMITED [Strike Off] CIN = U74999MH2014PTC253224

Company & Directors' Information:- S V S PETROLEUM PRIVATE LIMITED [Active] CIN = U51909DL2002PTC116940

Company & Directors' Information:- F T RETAIL PRIVATE LIMITED [Active] CIN = U52100DL2015PTC279351

Company & Directors' Information:- B K S RETAIL PRIVATE LIMITED [Strike Off] CIN = U52300DL2010PTC211307

Company & Directors' Information:- I. V. RETAIL PRIVATE LIMITED [Strike Off] CIN = U52390HR2009PTC039614

Company & Directors' Information:- A K M RETAIL PRIVATE LIMITED [Strike Off] CIN = U52599DL2006PTC150947

Company & Directors' Information:- BHARAT CORPORATION PVT LTD [Strike Off] CIN = U74999CH1946PTC001103

Company & Directors' Information:- INDIA PETROLEUM COMPANY LIMITED [Dissolved] CIN = U99999MH1936PTC002453

    W.P. No. 4924 of 2019 & W.M.P. Nos. 5618 & 5619 of 2019

    Decided On, 17 September 2019

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE P.D. AUDIKESAVALU

    For the Petitioner: P. Gurunathan, Advocate. For the Respondents: R1 & R2, M. Vijayan, M/s. King & Patridge, R3, R. Venkatesh, Advocates.



Judgment Text


(Prayer: Petition filed under Article 226 of the Constitution of India, to issue a Writ of Certiorarified Mandamus, calling for the records of the First Respondent relating to his impugned notification released on 25.11.2018 for appointment of regular/rural retail outlet (Petrol Pump) Dealership for 1397- Manali – Tiruvarur – Regular – 105 – OPEN – CC2 – DC – 25 – 25- 625 – 25- 45 – Draw of Lots – 15 – 5 quash the same and direct the First Respondent herein not to appoint any one as regular / rural retail outlet (Petrol Pump) Dealership for 1397 - Manali – Tiruvarur – Regular – 105 – OPEN – CC2 – DC – 25 – 25- 625 – 25- 45 – Draw of Lots – 15 – 5.)

1. Heard Mr. P. Gurunathan, Learned Counsel for the Petitioner, Mr. M. Vijayan, Learned Counsel appearing for the First and Second Respondents and Mr. R. Venkatesh, Learned Government Advocate appearing on behalf of the Third Respondent and perused the materials placed on record, apart from the pleadings of the parties.

2. The Petitioner, who is a Petroleum Dealer of Indian Oil Corporation Limited, has challenged the notification released on 25.11.2018 by the First Respondent, viz., Bharat Petroleum Corporation Limited, for regular/rural retail outlet (petrol pump) and has sought for prohibiting the First Respondent from appointing anyone as rural/rural retail outlet (petrol pump) dealer. The grievance sought to be ventilated by the Petitioner is that the decision to appoint more dealers has caused a sense of insecurity and panic among the existing dealers, which would have a dwindling effect on their profits.

3. As rightly cited by the Learned Counsel for the First and Second Respondents, the Division Bench of this Court in Nataraja Agencies -vs- Secretary, Ministry of Petroleum and Natural Gas, Government of India [(2005) 1 CTC 394] following the decisions of the Hon'ble Supreme Court of India in Rice and Flour Mills -vs- N.T. Gowda (AIR 1971 SC 246) and Mithilesh Garg -vs- Union of India (AIR 1992 SC 443), has held that a rival businessman cannot file a Writ Petition challenging the setting up of a similar unit by another businessman on the ground that establishing a rival submission close to his business place would adversely affect his business interest, even if the setting up of the new unit is in violation of law, as no vested right in such an applicant is infringed. It would be useful to extract the following relevant passage from that decision:-

“4. In the present case, the only grievance of the appellant is that if the fourth respondent is permitted to set up her retail outlet within one kilometer radius of the appellant's outlet, his business interest would be adversely affected. In our opinion, the appellant has no locus standi at all to complain against the setting up of a rival retail outlet by the fourth respondent, near his place of business, on the ground that would affect his business interest, inasmuch as the damage, if any, suffered thereby was damnum sine injuria-damage without infringement of legal right. In our opinion, this will only result in promoting competition among the traders, which is good for the consumers. Merely because some of the customers may switch over to the rival retail outlet does not mean that public interest will suffer rather, in our opinion, it will benefit the consumers because, when there is competition, the businessmen are compelled to provide better quality products at reasonable rates.”

In view of the aforesaid legal position, the Writ Petition at the instance of the Petitioner challenging the impugned notification cannot be entertained.

4. The Learned Counsel for the Petitioner relied on the decision of the Division Bench of this Court in V. Venkidusamy -vs- Union of India (Order dated 07.03.2019 in W.P. (MD) Nos. 3678, 2661 and 705 of 2019), to contend that there is already interim order in force against the impugned notification and the matter may be deferred till the outcome of the final decision in those cases. The Learned Counsel for the First and Second Respondents clarified that th

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e aforesaid Writ Petitions are in the nature of Public Interest Litigation raising concerns on ecology and as such, the same are prosecuted for different purpose and do not have any bearing to the objections of the Petitioner. In view of the same, the request of the Learned Counsel for the Petitioner cannot be accepted. 5. In the upshot, the Writ Petition is dismissed. Consequently, the connected Miscellaneous Petitions are closed. No costs.
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