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A. Solai Thevar Vs. The Assistant Settlement Officer (South) Chepauk, Chennai and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD)No. 13123 of 2010 & M.P(MD)No. 2 of 2010 & 2870 of 2016
Judge
AppellantA. Solai Thevar
RespondentThe Assistant Settlement Officer (South) Chepauk, Chennai and Others
Excerpt:
.....the first respondent and quash the same as illegal.) 1. this writ petition has been filed challenging the impugned order, dated 31.05.2010, in na.ka.a1/299/2006 passed by the first respondent. 2. heard both sides. 3. in the impugned order, it is stated that against the impugned order, right of appeal before land tax officer, chennai, within a period of 30 days. in spite of that, the petitioner filed this writ petition in the year 2010 and the same is pending. hence, this writ petition is disposed of with liberty to the petitioner to file an appeal before the appropriate forum within 30 days from the date of receipt of a copy of this order. on such filing of the appeal, the authority concerned shall consider without taking the delay into account and dispose of the appeal within a period.....
Judgment:

(Prayer: Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Certiorari to call for the records relating to the impugned order dated 31.05.2010 in Na.Ka.A1/299/2006 passed by the first respondent and quash the same as illegal.)

1. This writ petition has been filed challenging the impugned order, dated 31.05.2010, in Na.Ka.A1/299/2006 passed by the first respondent.

2. Heard both sides.

3. In the impugned order, it is stated that against the impugned order, right of appeal before Land Tax Officer, Chennai, within a period of 30 days. In spite of that, the petitioner filed this writ petition in the year 2010 and the same is pending. Hence, this writ petition is disposed of with liberty to the petitioner to file an appeal before the appropriate forum within 30 days from the date of receipt of a copy of this order. On such filing of the appeal, the authority concerned shall consider without taking the delay into account and dispose of the appeal within a period of three months thereafter. No costs. Consequently, connected miscellaneous petition is closed.


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