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Tamil Nadu Temple Technical Staffs Association Vs. The Commissioner, Hindu Religious Charitable and Endowment Board, Mahathma Gandhi Salai, Nungampakkam and Another - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD)No. 3552 of 2008 & M.P(MD)No. 2 of 2008
Judge
AppellantTamil Nadu Temple Technical Staffs Association
RespondentThe Commissioner, Hindu Religious Charitable and Endowment Board, Mahathma Gandhi Salai, Nungampakkam and Another
Excerpt:
(prayer: petition is filed under article 226 of the constitution of india, to issue a writ of certiorarified mandamus to call for the records in o.m.no.19299/06 of 5.4.07 of the fist respondent, quash the same and consequently, direct the second respondent to recover the house rent as per the g.o.ms.no.162, finance (pay cell) department, dated 13.04.1998.) 1. when the matter was listed on 03.10.2016 for hearing, there was no representation for the petitioner and therefore, it was posted today under the caption 'for dismissal'. even today, there is no representation on behalf of the petitioner. hence, this writ petition is dismissed for default. no costs. consequently, connected miscellaneous petition is also dismissed.
Judgment:

(Prayer: Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Certiorarified Mandamus to call for the records in O.M.No.19299/06 of 5.4.07 of the fist respondent, quash the same and consequently, direct the second respondent to recover the house rent as per the G.O.Ms.No.162, Finance (Pay Cell) Department, dated 13.04.1998.)

1. When the matter was listed on 03.10.2016 for hearing, there was no representation for the petitioner and therefore, it was posted today under the caption 'for dismissal'. Even today, there is no representation on behalf of the petitioner. Hence, this writ petition is dismissed for default. No costs. Consequently, connected miscellaneous petition is also dismissed.


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