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Allahabad High Court
Sukhveer Singh vs State Of U.P. & Anr. on 3 August, 2010
Court No. - 21

Case :- WRIT - C No. - 45231 of 2010

Petitioner :- Sukhveer Singh
Respondent :- State Of U.P. & Anr.
Petitioner Counsel :- Braham Singh,Susheel Kumar Tewari
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
23.10.2001 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 three 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 :- 3.8.2010
SRY


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