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Mayavathi Lalitha Vs. The District Collector, Tuticorin District and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD)No. 735 of 2012 & M.P(MD)No. 1 of 2012
Judge
AppellantMayavathi Lalitha
RespondentThe District Collector, Tuticorin District and Others
Excerpt:
.....5, it has been held as follows:- 5. i humbly submit that the property tax is stands in the name of writ petitioner in respect property situated in door no.1a, 2a, 3a, 4a, 4b, 4c and 4d at santhakadi street, udankudi town panchayat and the property situated in door nos.3a, 3b, 3c, 3d, 3e and 3f at sathiya moorthy bazar, udankudi town panchayat from the year 2003 to till date. there is no such steps is taken as alleged by the writ petitioner to change the name in the property tax receipt in respect of the above mentioned properties. 3. therefore, considering the nature of the petitioner's case, this writ petition is disposed of forbearing the 3rd respondent from effecting any change in the name of the petitioner in payment of tax payable in respect of properties mentioned in door.....
Judgment:

(Prayer: Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Mandamus forbearing the 3rd Respondent from effecting any change in the name of the Petitioner in payment of tax payable in respect of properties mentioned in Door Nos.1A, 2A, 4A, 4B, 4C and 4D at Santhaikadai Street, which is of an extent of 3 1/2 cents situate at Resurvey No.279/1 and Door Nos.3A, 3B, 3C, 3D, 3E and 3F at Sathyamoorthy Bazaar, which is of an extentof 7 1/2 cents at Resurvey No.279/1 at Udankudi Village, Tuticorin District, without conducting proper enquiry in accordance with law.)

1. This writ petition has been filed seeking for the issuance of a Writ of Mandamus forbearing the 3rd Respondent from effecting any change in the name of the Petitioner in payment of tax payable in respect of properties mentioned in Door Nos.1A, 2A, 4A, 4B, 4C and 4D at Santhaikadai Street, which is of an extent of 3 1/2 cents situate at Resurvey No.279/1 and Door Nos.3A, 3B, 3C, 3D, 3E and 3F at Sathyamoorthy Bazaar, which is of an extent of 7 1/2 cents at Resurvey No.279/1 at Udankudi Village, Tuticorin District, without conducting proper enquiry in accordance with law.

2. A counter affidavit has been filed by the third respondent, wherein, at paragraph 5, it has been held as follows:-

5. I humbly submit that the property tax is stands in the name of Writ Petitioner in respect property situated in Door No.1A, 2A, 3A, 4A, 4B, 4C and 4D at Santhakadi Street, Udankudi Town Panchayat and the property situated in Door Nos.3A, 3B, 3C, 3D, 3E and 3F at Sathiya Moorthy Bazar, Udankudi Town Panchayat from the year 2003 to till date. There is no such steps is taken as alleged by the Writ Petitioner to change the name in the property Tax receipt in respect of the above mentioned properties.

3. Therefore, considering the nature of the petitioner's case, this writ petition is disposed of forbearing the 3rd Respondent from effecting any change in the name of the Petitioner in payment of tax payable in respect of properties mentioned in Door Nos.1A, 2A, 4A, 4B, 4C and 4D at Santhaikadai Street, which is of an extent of 3 1/2 cents situate at Resurvey No.279/1 and Door Nos.3A, 3B, 3C, 3D, 3E and 3F at Sathyamoorthy Bazaar, which is of an extent of 7 1/2 cents at Resurvey No.279/1 at Udankudi Village, Tuticorin District, without conducting proper enquiry in accordance with law. No costs. Consequently, connected miscellaneous petition is closed.


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