Skip to content


The State of Rajasthan Vs. Birla Jute and Industries Ltd. and ors. - Court Judgment

LegalCrystal Citation
SubjectElectricity
CourtRajasthan High Court
Decided On
Case NumberS.B. Civil Special Appeal No. 154 of 1984
Judge
Reported in1984WLN(UC)233
AppellantThe State of Rajasthan
RespondentBirla Jute and Industries Ltd. and ors.
DispositionAppeal allowed
Excerpt:
.....is set aside & petitioner is allowed to with draw writ petition;in view of the fact that m/s birla jute & industries ltd. who had filed the writ petition do not want any relief from this court want to withdraw the same as not pressed.;we allow appeal and set aside the order of order of the learned single judge dated 16th january 1984 the writ petition filed by m/s birla jute & industries ltd. is dismissed as withdrawn.;appeal allowed - section 2(k), 2(1), 7 & 40 & juvenile justice (care and protection of children) rules, 2007, rule 12 & 98 & juvenile justice act, 1986, section 2(h): [altamas kabir & cyriac joseph, jj] determination as to juvenile - appellant was found to have completed the age of 16 years and 13 days on the date of alleged occurrence - appellant was..........16, 1984.2. a writ petition under article 226 of the constitution of india was filed by m/s birla jute & industries ltd. chittorgarh (1), which was allowed by the learned singh judge with the following operative order:for all these reasons, i have no hesitation in holding that the action of the state government in giving assurance so respondent 4 of guaranted supply on confining basis of 8 mw of power at 60% load factor for a period of six months in the first instance, vide letter dated december 20, 1982, and extend later for a further period of six months, is illegal and void. the impugned action is therefore annulled. the writ petition is allowed to that extent but dismissed as respects the other relief. the parties are left to bear their own casts.3. aggrieved against the.....
Judgment:

1. Both these special appeals arc disposed of by this single order as the same are directed against the same order passed by the learned Stogie judge on January 16, 1984.

2. A writ petition under Article 226 of the Constitution of India was filed by M/s Birla Jute & Industries Ltd. Chittorgarh (1), which was allowed by the learned Singh Judge with the following operative order:

For all these reasons, I have no hesitation in holding that the action of the State Government in giving assurance so respondent 4 of guaranted supply on confining basis of 8 MW of power at 60% load factor for a period of six months in the first instance, vide letter dated December 20, 1982, and extend later for a further period of six months, is illegal and void. The impugned action is therefore annulled. The writ petition is allowed to that extent but dismissed as respects the other relief. The parties are left to bear their own casts.

3. Aggrieved against the aforesaid order one appeal No. 33/1984 his been filed of M/s. Modi Alkalies & Chemicals Ltd. Alwar Rajasthan and the other Appeal No. 154/1984, by the State of Rajasthan.

4. At the time when the matter was taken up for arguments in these appeals, Mr. Pana Chand Jain, learned Counsel appearing on behalf of M/s Birla Jute & Industries Ltd. submitted that his client does not want to press the writ petition and does not want any relief from this Court and wants to withdraw the writ petitions unconditionally. Learned Counsel for the appellants have no objection in allowing the writ petition to be withdrawn, but they have prayed that the order of the learned Single Judge in view of the above circumstances should be quashed.

5. Without expressing arty opinion on the merits of the case and in view of the fact that M/s Birla's Jute & Industries Ltd. who had filed the petition do hot want any relief from this Court and do hot want to press the writ petition filed be them and want to withdraw the same as not pressed.

6. We allow the appeal and set aside the order of the learned' Single Judge dated 16th January 1984. The writ petition filed by M/s Birla Jute & Industries Ltd. is dismissed as withdrawn. Tae parties shall bear their own costs through out.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //