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C.A.Viswanatha Pilla Vs. State of Kerala - Court Judgment

LegalCrystal Citation
CourtKerala High Court
Decided On
Judge
AppellantC.A.Viswanatha Pilla
RespondentState of Kerala
Excerpt:
.....appendix --------- petitioner(s) exhibits ------------------------ exhibit p1: true copy of the partition deed no.4073 dated 4 12.1980 of noornadu sub registry. exhibit p2: true copy of the settlement deed no.282/2010 dated 1 2.2010 of nooranadu sub registry. exhibit p3: true copy of the tax receipt of the years 2012 13 dated 1 10.2012. exhibit p4: true copy of the cardiology patient advise sheet dated 3 12.2012 issued from amrutha institute of medical sciences and research centre, kochi to the petitioner. exhibit p5: true copy of the receipt for the complaint filed by petitioner before the 5th respondent on 14.6.2012. exhibit p6: true copy of the complaint filed by petitioner before the 4th respondent dated 18 6.2012. exhibit p7: true copy of the complaint filed by.....
Judgment:

IN THE HIGH COURT OF KERALA AT ERNAKULAM PRESENT: THE HONOURABLE MR.JUSTICE K.M.JOSEPH & THE HON'BLE MR. JUSTICE BABU MATHEW P.JOSEPH FRIDAY, THE 18TH DAY OF JANUARY 2013 28TH POUSHA 193 WP(C).No. 29302 of 2012 (K) --------------------------- PETITIONER ----------- C.A.VISWANATHA PILLA, AGED 6 YEARS S/O ACHUTHAKURUP KAIPPALLIL THEKKETHIL (VISWANATHA BHAVANAM) NADUVILE MURI,NOORANADU,MAVELIKKARA TALUK ALAPPUZHA DISTRICT. BY ADVS.SRI.R.PADMAKUMAR SRI.P.ARAVIND RESPONDENTS: ------------ 1. STATE OF KERALA, REPRESENTED BY THE HOME SECRETARY,SECRETARIAT THIRUVANANTHAPURAM-695 001.

2. DIRECTOR GENERAL OF POLICE, KERALA,THIRUVANANTHAPURAM-695 001.

3. DISTRICT SUPERINTENDENT OF POLICE, ALAPPUZHA-688 001.

4. CIRCLE INSPECTOR OF POLICE, MAVELIKKARA-690 101.

5. SUB INSPECTOR OF POLICE, NOORANADU-690 504.

6. ANEESH, AGED 2 YEARS S/O ACHUTHAKURUP,KAIPPALLIL THEKKETHIL (VISWANATHA BHAVANAM),NDUVILE MURI,NOORANADU MAVELIKKARA TALUK,ALAPPUZH DISTRICT”

504. ADDL.R7.RAJAMMA, AGED 5 YEARS, W/O.VISWNATHAN PILLAI, KAIPALIL THEKKATHIL, NADUVILE MURI, NOORNADU, MAVELIKARA, AS PER ORDER DT.10.1.2013 IN IA.17333/2012 VK WP(C).No. 29302 of 2012 (K) --------------------------- ADDL.R8. ANJANA, AGED 3 YEARS, D/O.RAJAMMA, CHAITHRAM, KUNNAMANGALAM, ADOOR TALUK, PATHANAMTHITTA. IMPLEADED AS PER ORDER DT. 10.1.2013 IN IA.182/2013 R1 TO 5 BY GOVERNMENT PLEADER SRI.DHANESH MATHEW MANJOORAN " BY ADV. STATE ATTORNEY SRI.P.V.VIJAYARAGHAVAN R6 & R7 BY ADVS.SRI.R.SUNIL KUMAR SMT.A.SALINI LAL ADDL.R8, BY ADVS.SRI.R.T.PRADEEP P.BIJI MON THIS WRIT PETITION (CIVIL) HAVING BEEN FINALLY HEARD ON 18-01-2013, THE COURT ON THE SAME DAY DELIVERED THE FOLLOWING: VK WP(C).No. 29302 of 2012 (K) --------------------------- APPENDIX --------- PETITIONER(S) EXHIBITS ------------------------ EXHIBIT P1: TRUE COPY OF THE PARTITION DEED NO.4073 DATED 4 12.1980 OF NOORNADU SUB REGISTRY. EXHIBIT P2: TRUE COPY OF THE SETTLEMENT DEED NO.282/2010 DATED 1 2.2010 OF NOORANADU SUB REGISTRY. EXHIBIT P3: TRUE COPY OF THE TAX RECEIPT OF THE YEARS 2012 13 DATED 1 10.2012. EXHIBIT P4: TRUE COPY OF THE CARDIOLOGY PATIENT ADVISE SHEET DATED 3 12.2012 ISSUED FROM AMRUTHA INSTITUTE OF MEDICAL SCIENCES AND RESEARCH CENTRE, KOCHI TO THE PETITIONER. EXHIBIT P5: TRUE COPY OF THE RECEIPT FOR THE COMPLAINT FILED BY PETITIONER BEFORE THE 5TH RESPONDENT ON 14.6.2012. EXHIBIT P6: TRUE COPY OF THE COMPLAINT FILED BY PETITIONER BEFORE THE 4TH RESPONDENT DATED 18 6.2012. EXHIBIT P7: TRUE COPY OF THE COMPLAINT FILED BY PETITIONER BEFORE THE 4TH RESPONDNET ON 6.12.2012. EXHIBIT. P8. COPY OF THE PLAINT IN O.S. N0.191/12 ON THE FILE OF THE MUNSFF'S COURT, MAVELIKKARA. EXHIBIT. P9. COPY OF THE MEDIATION REPORT IN O.S. NO.191/12 DATED 3 10.2012 IN O.S.N0.191/12 ON THE FILES OF THE MUNSIFFS COURT, MAVELIKKARA. EXHIBIT. P10. COPY OF THE TREATMENT CERTIFICATE ISSUED BY ST. VINCENT'S HOSPITAL, KADAMPANADU DATED 10 12.2012. EXHIBIT P11. COPY OF THE STATEMENT OF THE WIFE OF THE PETITIONER RADHAMMA IN M.C. NO.211/12 GIVEN IN THE VOCREDIRE EXAMINATION HELD ON 15.12.2012 BY THE JUDICIAL FIRST CLASS MAGISTRATE COURT, MAVELIKKARA. EXHIBIT P12. COPY OF THE COMPLAINT FILED BY PETITIONR BEFORE THE 5TH RESPONDENT ON 14.12.2012. VK WP(C).No. 29302 of 2012 (K) --------------------------- EXHBIT P13. COPY OF THE RECEIPT ISSUED BY THE 5TH RESPONDENT DATED 14 12.2012. EXHIBIT. P14. COPY OF THE AFFIDAVIT FILED BY PETITIONER'S WIFE IN M.C. NO.211/2012 ON THE FILE OF THE JUDICIAL FIRST CLASS MAGISTRATE COURT-II MAVELIKKARA. EXHIBIT. P15. COPY OF THE CERTIFIED STATEMENT OF WIFE IN M.C. NO. 211/2012 PETITION. EXHIBIT. P16. COPY OF THE DISCHARGE SUMMARY DATED 10 8.2011 ISSUED FROM AMRITHA HOSPITAL TO PETITIONER'S WIFE. EXT.P17. COPY OF THE BRIEF CLINICAL NOTES ISSUED ON 10.8.2011 FROM AMRITHA HOSPITAL, KOCHI TO PETITIONER'S WIFE. EXHIBIT P18. COPY OF THE AFFIDAVIT AND PETITION FILED BY PETITIONER IN M.C. NO.211/2012 DATED 15 12.2012. RESPONDENTS' EXHIBITS : NIL ---------------------- / TRUE COPY / P.A. TO JUDGE VK K.M.JOSEPH & BABU MATHEW P.JOSEPH, JJ.

------------------------------------------------------------ W.P.(C) No.29302 of 2012 ----------------------------------------- Dated, this the 18th day of January, 2013 JUDGMENT

K.M.Joseph, J.

The matter arises in a writ for police protection. The matter was referred for mediation. It is submitted by the learned counsel for the 6th respondent that the parties have entered into a settlement and the matter has been settled. We dispose of the Writ Petition taking note of the settlement. (K.M.JOSEPH) JUDGE. ( BABU MATHEW P.JOSEPH) JUDGE. MS


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