Skip to content


S. Balamurugan Vs. The Superintendent of Police, Madurai District and Another - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD)No. 911 of 2012
Judge
AppellantS. Balamurugan
RespondentThe Superintendent of Police, Madurai District and Another
Excerpt:
.....pawn brokers act 1943 while taking the pledges from the petitioner's shop viz., gomathi shanmugam nagai adagu kadai at no.49, raja street, avaiyapuram, madurai 12.) 1. the petitioner seeks for a mandamus directing the second respondent to follow the procedures laid down under section 10-b of the tamil nadu pawn brokers act 1943 while taking the pledges from the petitioner's shop viz., gomathi shanmugam nagai adagu kadai at no.49, raja street, avaiyapuram, madurai 12. 2.when the matter is taken up for hearing, the learned government advocate would submit that whenever necessary arise, the respondents would follow the procedures laid down under section 10-b of the tamil nadu pawn brokers act 1943, while taking the pledges from the petitioner's shop viz., gomathi shanmugam nagai adagu.....
Judgment:

(Prayer: Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Mandamus directing the second respondent to follow the procedures laid down under Section 10-B of the Tamil Nadu Pawn Brokers Act 1943 while taking the pledges from the petitioner's shop viz., Gomathi Shanmugam Nagai Adagu Kadai at No.49, Raja Street, Avaiyapuram, Madurai 12.)

1. The petitioner seeks for a Mandamus directing the second respondent to follow the procedures laid down under Section 10-B of the Tamil Nadu Pawn Brokers Act 1943 while taking the pledges from the petitioner's shop viz., Gomathi Shanmugam Nagai Adagu Kadai at No.49, Raja Street, Avaiyapuram, Madurai 12.

2.When the matter is taken up for hearing, the learned Government Advocate would submit that whenever necessary arise, the respondents would follow the procedures laid down under Section 10-B of the Tamil Nadu Pawn Brokers Act 1943, while taking the pledges from the petitioner's shop viz., Gomathi Shanmugam Nagai Adagu Kadai at No.49, Raja Street, Avaiyapuram, Madurai 12.

3. Recording the submission of the learned Government Advocate, this writ petition is closed. No costs.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //