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Sahayadhas Vs. The Secretary, Public Work Department, Secretariat, Fort St. George, Chennai and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD)Nos. 9135 & 9136 of 2012
Judge
AppellantSahayadhas
RespondentThe Secretary, Public Work Department, Secretariat, Fort St. George, Chennai and Others
Excerpt:
.....by the petitioner, on the basis of representation dated 12.03.2012.) common order 1. in both the writ petitions, the petitioner seeks for a mandamus directing the respondent department to grant rs.20,94,503/- and rs.7,46,266/- respectively to the petitioner for the construction work done by him, on the basis of his representations dated 12.03.2012. 2. heard mr.f.deepak, learned counsel appearing for the petitioner and mr.aairam k.selvakumar, learned counsel for the respondents. 3. considering the facts and circumstances of the case, without going into the merits of the claim made by the petitioner in both the writ petitions, the respondents are directed to pass appropriate orders on the representations of the petitioner, dated 12.03.2012 respectively, on merits and in accordance with.....
Judgment:

(Prayer: Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Mandamus directing the Respondents to grant Rs.20,94,503/- to the petitioner for the construction work done by the petitioner, on the basis of representation dated 12.03.2012.

Prayer: Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Mandamus directing the Respondent to grant Rs.7,46,266/- to the petitioner for the construction work done by the petitioner, on the basis of representation dated 12.03.2012.)

Common Order

1. In both the writ petitions, the petitioner seeks for a Mandamus directing the respondent department to grant Rs.20,94,503/- and Rs.7,46,266/- respectively to the petitioner for the construction work done by him, on the basis of his representations dated 12.03.2012.

2. Heard Mr.F.Deepak, learned counsel appearing for the petitioner and Mr.Aairam K.Selvakumar, learned counsel for the respondents.

3. Considering the facts and circumstances of the case, without going into the merits of the claim made by the petitioner in both the Writ Petitions, the respondents are directed to pass appropriate orders on the representations of the petitioner, dated 12.03.2012 respectively, on merits and in accordance with law, after giving notice to the interested parties, if any, within a period of three months from the date of receipt of a copy of this order.

4. With the above direction, these Writ Petitions stand disposed of. No costs.


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