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N.P.M. Krishnan Vs. The Government of Tamil Nadu, rep. by the Principal Secretary to Government, Department of Revenue, Fort St. George, Chennai and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.[MD].No. 21846 of 2016 & W.M.P.(MD).Nos. 15614 & 5615 of 2016
Judge
AppellantN.P.M. Krishnan
RespondentThe Government of Tamil Nadu, rep. by the Principal Secretary to Government, Department of Revenue, Fort St. George, Chennai and Others
Excerpt:
.....339, 341, 343/2,344/1, 327, 318, 321, 322, 323/1, 323/3, 324/1, 324/2, 325/1, 325/3, 325/5, 326/1, 326/3, 328a, 328b, 329, 329/1, 329/3, 331/1, 331/3, 332, 333/1, 333/3, 335, 336, 346/1, 346/2, 346/3, 348/1a, 348/1b, 348/1l, 348/1m, 348/1p, 348/1s, 348/3, 349 of patta no.306 in an extent of about 1200 acres in paruthipadu revenue village, nanguneri taluk, tirunelveli district.) s. nagamuthu, j. 1. as per the endorsement made by the learned counsel appearing for the petitioner, this writ petition is dismissed as withdrawn with liberty to the petitioner to work out his remedy in the manner known to law as against the government order in g.o.ms.no.36, tourism, culture and charitable endowments (a.ni.5.1) department, dated 25.01.2016. no costs. consequently, connected miscellaneous.....
Judgment:

(Prayer: Writ Petition is filed under Article 226 of the Constitution of India to issue a Writ of Mandamus, to forbear the respondent No.9 from planting, growing or maintaining any Eucalyptus plant in the land property situated in Survey Nos.401/1, 353, 356, 359, 306/2, 419, 351, 360/1, 361/1, 361/3, 361/4, 401/3, 363/1, 363/3, 365, 366, 367, 368, 369, 370, 371, 373, 374, 376, 377, 379, 379/2, 382/A, 383/1, 383/3, 384/1, 387 to 399, 400/1, 400/3, 401/1, 402/3, 403, 404, 405/1, 405/2, 406/1, 406/3, 407/1, 407/3, 408/1, 408/3, 409/1, 409/3, 410, 411, 412, 413, 414, 415, 416, 417, 418/1, 418/3, 420, 421, 422, 423, 423/3, 424/1, 424/3, 425, 427, 428, 430, 431, 432 of Patta No.91 an Survey Numbers 337/2, 338, 339, 341, 343/2,344/1, 327, 318, 321, 322, 323/1, 323/3, 324/1, 324/2, 325/1, 325/3, 325/5, 326/1, 326/3, 328A, 328B, 329, 329/1, 329/3, 331/1, 331/3, 332, 333/1, 333/3, 335, 336, 346/1, 346/2, 346/3, 348/1A, 348/1B, 348/1L, 348/1M, 348/1P, 348/1S, 348/3, 349 of Patta No.306 in an extent of about 1200 acres in Paruthipadu Revenue Village, Nanguneri Taluk, Tirunelveli District.)

S. Nagamuthu, J.

1. As per the endorsement made by the learned counsel appearing for the petitioner, this Writ Petition is dismissed as withdrawn with liberty to the petitioner to work out his remedy in the manner known to law as against the Government Order in G.O.Ms.No.36, Tourism, Culture and Charitable Endowments (A.Ni.5.1) Department, dated 25.01.2016. No costs. Consequently, connected miscellaneous petitions are also dismissed.


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