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S. Nasir Ahmed v/s The Manager, Indian Oil Corporation Ltd., Chennai & Others


Company & Directors' Information:- INDIAN OIL CORPORATION LIMITED [Active] CIN = L23201MH1959GOI011388

Company & Directors' Information:- OIL INDIA LIMITED [Active] CIN = L11101AS1959GOI001148

Company & Directors' Information:- S R P OIL PVT LTD [Active] CIN = U23209DL1996PTC303594

Company & Directors' Information:- AHMED AND CO PRIVATE LIMITED [Strike Off] CIN = U27320DL1997PTC086861

Company & Directors' Information:- M K S OIL PRIVATE LIMITED [Active] CIN = U23201DL2013PTC250459

Company & Directors' Information:- OIL CORPORATION OF INDIA PRIVATE LIMITED [Active] CIN = U15133UP1952PTC002471

Company & Directors' Information:- O.I.L PRIVATE LIMITED [Active] CIN = U15400DL2013PTC255692

Company & Directors' Information:- P P OIL PRIVATE LIMITED [Active] CIN = U15141MH1999PTC117925

Company & Directors' Information:- T AHMED & CO PVT LTD [Strike Off] CIN = U51900WB1947PTC014930

Company & Directors' Information:- M S AHMED & CO PVT LTD [Active] CIN = U70101WB1932PTC007608

Company & Directors' Information:- B F OIL PRIVATE LIMITED [Strike Off] CIN = U15141DL1993PTC052160

Company & Directors' Information:- J. AHMED AND COMPANY LIMITED [Liquidated] CIN = U99999MH1954PLC009225

    W.P. No. 12128 of 2019

    Decided On, 30 September 2019

    At, High Court of Judicature at Madras

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

    For the Petitioner: S. Marshall, Advocate. For the Respondents: R1 to R3, Mohammed Fayaz Ali, Standing Counsel.



Judgment Text


(Prayer: Writ Petition filed under Article 226 of the Constitution of India praying to issue a Writ of Mandamus, directing the First Respondent to consider and pass suitable orders on the objection of the Petitioner dated 05.03.2019 followed by remainder dated 20.03.2019, before allotment of Petrol Bulk Retail Sales Station in Survey No. 52/1C, 52/1A1A, 52/6, 173/1, 174/1, 107/1A2A, 42/2 as per the Sub Division Survey No. 42/2B1A at Kattiganapalli Village, Krishnagiri District pursuant to the notification issued in the month of November 2018 for establishing Petrol Bunk within 3 kms Radius from Krishnagiri to Royakottai Road.)

1. The Writ Petition has been filed for a direction to the First Respondent to consider and pass suitable orders on the objection dated 05.03.2019 followed by reminder dated 20.03.2019 made by the Petitioner for allotment of Petrol Bulk Retail Sales Station in Survey Nos. 52/1C, 52/1A1A, 52/6, 173/1, 174/1, 107/1A2A, 42/2 as per the Sub Division Survey No. 42/2B1A at Kattiganapalli Village, Krishnagiri District pursuant to the notification issued in the month of November 2018 for establishing Petrol Bunk within 3 kilometers radius from Krishnagiri to Royakottai Road.

2. The Third Respondent had filed Counter Affidavit dated 07.06.2019 contending that the entire tender process had been stayed by the interim order dated 19.02.2019 in W.P. (MD) No. 3678 of 2019 passed by the Division Bench of the Madurai Bench of this Court in a Public Interest Litigation relating to environmental issues. It was further contended that the Petitioner had not remitted a sum of Rs.5,000/- required for processing the complaint as per clause 24 of the Grievance Redressal System for considering his objections in the representation dated 05.03.2019 made by the Petitioner.

3. Learned Counsel for the Petitioner submits that the requisite amount of Rs.5,000/- towards the fees for processing his complaint has been paid to the First to Third Respondents under acknowledgment, which has been produced.

4. In view of the aforesaid submissions made, the First to Third Respondents shall proceed to consider each of the objections raised by the Petitioner in his representation dated 05.03.2019 after issuing notices to the concerned parties and after affording full opportunity of personal hearing to them, pass reasoned orders on merits and in ac

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cordance with law and communicate the decision taken to them by 31.12.2019, subject to the result of the Writ Petition in W.P. (MD) No. 3678 of 2019 before the Madurai Bench of this Court. 5. The Writ Petition is disposed on the aforesaid terms. No costs.
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