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Allahabad High Court
Sanjay Rai vs State Of U.P. & Another on 6 August, 2010
Court No. - 21

Case :- WRIT - C No. - 46241 of 2010

Petitioner :- Sanjay Rai
Respondent :- State Of U.P. & Another
Petitioner Counsel :- Mahesh Chandra Rai,Kavindra Singh
Respondent Counsel :- C. S. C.

Hon'ble V.K. Shukla,J.

Grievance of the petitioner is that under the provisions of Indian Arms
Act for grant of firearm licence, he had moved application on
27.07.2009 before the licensing authority, but till date no final decision
has been taken on the same.

As inaction is being complained on the part of the licensing authority,
as such licensing authority is directed to see and ensure that the
application of the petitioner is disposed of in accordance with law,
expeditiously, preferably, within a period of six months from the date of
receipt of a certified copy of this order.

In terms of above observation and direction, present writ petition
stands disposed of.

Order Date :- 6.8.2010
SRY


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