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Mamta Sharma & Another v/s State of Chhattisgarh Through The Chief Secretary, Chhattisgarh & Others


Company & Directors' Information:- S C SHARMA AND CO PRIVATE LTD [Active] CIN = U74899DL1948PTC001507

Company & Directors' Information:- SHARMA INDIA PRIVATE LIMITED [Active] CIN = U74999UP2008PTC035620

Company & Directors' Information:- K P SHARMA (INDIA) PVT LTD [Strike Off] CIN = U51109WB1988PTC045569

Company & Directors' Information:- SHARMA CORPORATION PRIVATE LIMITED [Active] CIN = U51909WB2017PTC220657

Company & Directors' Information:- P C SHARMA AND COMPANY PRIVATE LIMITED [Strike Off] CIN = U45201DL1981PTC012750

Company & Directors' Information:- J. R. SHARMA & COMPANY PRIVATE LIMITED [Strike Off] CIN = U24211DL1966PTC004602

Company & Directors' Information:- MAMTA AND COMPANY PRIVATE LIMITED [Active] CIN = U52100DL1993PTC052705

Company & Directors' Information:- M K SHARMA AND COMPANY PRIVATE LIMITED [Strike Off] CIN = U74994DL1982PTC014090

Company & Directors' Information:- SHARMA AND SHARMA PRIVATE LIMITED [Active] CIN = U74900DL2015PTC276949

Company & Directors' Information:- MAMTA CORPORATION (INDIA) PRIVATE LIMITED [Strike Off] CIN = U16008GJ2012PTC071641

Company & Directors' Information:- SHARMA & CO. PVT LTD. [Strike Off] CIN = U28991WB1949PTC018064

    Writ Petition (C) Nos. 1026 & 27 of 2020

    Decided On, 13 April 2020

    At, High Court of Chhattisgarh

    By, THE HONOURABLE MR. JUSTICE PRASHANT KUMAR MISHRA & THE HONOURABLE MR. JUSTICE GOUTAM BHADURI

    For the Petitioners: Rohit Sharma, Advocate. For the Respondents: S.C. Verma, Advocate General, V.R. Tiwari, Additional Advocate General, Chandresh Shrivastava, Deputy Advocate General, R4, Rajeev Shrivastava, Prateek Sharma, Advocates.



Judgment Text


Prashant Kumar Mishra, J.

1. This petition is preferred by one Ms. Mamta Sharma and the intervention application (IA No. 2 of 2020) is preferred by Shri Prathmesh Mishra in suo moto Writ Petition (PIL) No. 27 of 2020, questioning the Chhattisgarh State Marketing Corporation Limited's order dated 02.04.2020 (Annexure P/7) constituting a committee to take steps for initiating preparations to operate the liquor shops throughout the State.

2. Shri Rohit Sharma, the learned counsel for the Petitioner and Shri Prateek Sharma, the learned counsel for the Intervenor would submit that the Government of India, Ministry of Home Affairs, has not granted any relaxation allowing the State Government to operate the liquor shops during the lock-down period as notified by the National Disaster Management Authority on 24.03.2020 (Annexure P/2) and by the Government of India, Ministry of Home Affairs, on even dated vide Annexure P/3. It is submitted that as per the notification, lockdown shall remain in force in all parts of the country for a period of 21 days w.e.f 25.03.2020. Therefore, neither the State Government nor the Marketing Corporation had the authority to take steps to operate the liquor shops for the reason that no such relaxation for operation of liquor shops has been granted either by the National Disaster Management Authority or the Government of India, Ministry of Home Affairs.

3. The learned Advocate General appearing for the State and Shri Rajeev Shrivastava, the learned counsel appearing for the Respondent-Marketing Corporation would not dispute the notification issued by the National Disaster Management Authority and the Government of India, Ministry of Home Affairs. However, it is urged by them that the first order issued by the State Government prohibiting operation of liquor shops/bar in the State was issued on 31.03.2020 (Annexure R-4/7 and Annexure R-4/8) till 07.04.2020. Therefore, the Marketing Corporation started preparations on 02.04.2020 in contemplation of commencement of operations of liquor shops/bar after 07.04.2020. However, in the course of hearing, the learned Advocate General and Shri Rajeev Shrivastava, the learned counsel for the Marketing Corporation were not able to satisfy as to how the Marketing Corporation's order dated 02.04.2020 can survive after the State Government's order dated 07.04.2020 (Annexure R-4/10) whereby the State Government decided to extend ban on sale of liquor through retail shops/bar licence till 14.04.2020 when the lock-down notification issued by the Central Government remains in force. If the Marketing Corporation's order dated 02.04.2020 was in contemplation of an order by the State Government allowing operation of liquor shops after 07.04.2020, the same having not happened, the Corporation's order dated 02.04.2020 cannot be allowed to remain intact. Therefore, it deserves to be and is hereby quashed.

4. At this stage of the hearing, Shri Rohit Sharma, the learned counsel for the Petitioner, Shri Prateek Sharma, the learned counsel for the Intervenor, Shri Satish Chandra Verma, the learned Advocate General and Shri Rajeev Shrivastava, the learned counsel for the Marketing Corporation, would submit that since the Marketing Corporation's communication dated 02.04.2020 constituting a committee for operation of the liquor shops does not survive after the State Government's subsequent order dated 07.04.2020, the petition and the intervention application {(IA No. 6 of 2020 in suo moto WP(PIL) No. 27 of 2020} may be disposed of reserving liberty in favour of the State Government to take decision in the matter considering the proposed fresh lock-down notification to be issued by the National Disaster Management Authority or the Government of India, Ministry of Home Affairs, as the case may be.

5. In view of the above submissions made by the learned counsel appearing for all the parties, the writ petition as well as the intervention application (IA No. 2 of 2020) preferred by Shri Prathmesh Mishra in suo moto Writ Petition (PIL) No. 27 of 2020, are disposed of reserving liberty in favour of the State Government to take decision in the matter based on the proposed fresh lock-down notification to be issued by the National Disaster Management Authority or the Government of India, Ministry of Home Affairs, as the case may be.

6. It is made clear that since the petition is being disposed of on technical grounds, we have not expressed any opinion on the merits of the contentions raised by the Petitioner or the Respondents on their respective stand. However, depending upon the nature of the steps ta

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ken by the State Government pursuant to the fresh lock-down notification issued by the National Disaster Management Authority and the Government of India, Ministry of Home Affairs, it will remain open for the Petitioner / Intervenor to move afresh before this Court. 7. In view of the above, the order dated 02.04.2020 (Annexure P/7) is quashed. The writ petition i.e. Writ Petition (C) No. 1026 of 2020, stands disposed of. Consequently, IA No. 2 of 2020 {in WP(PIL) No. 27 of 2020} also stands disposed of.
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