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Pappa Vs. The Revenue Divisional Officer, Cheranmahadevi, Tirunelveli District and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD)No. 1263 of 2012
Judge
AppellantPappa
RespondentThe Revenue Divisional Officer, Cheranmahadevi, Tirunelveli District and Others
Excerpt:
.....dated 14-09-2009, filed before the 1st respondent and further directing the 1st respondent to pass orders on the above appeal within a time frame and thus render justice.) 1. this writ petition has been filed by the petitioner for the issuance of a writ of mandamus,directing the respondents to conclude the enquiry in petitioner's appeal tl/09/03857, dated 14-09-2009, filed before the 1st respondent and further directing the 1st respondent to pass orders on the above appeal within a time frame. 2. no representation for the petitioner. heard mr.k.guru, learned additional government pleader appearing for the respondents. 3. since the appeal is pending before the first respondent from 14.09.2009, considering the nature of the prayer, without going into the merits of the claim made by.....
Judgment:

(Prayer:Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Mandamus, directing the Respondents herein to conclude the enquiry in Petitioner appeal TL/09/03857, dated 14-09-2009, filed before the 1st Respondent and further directing the 1st Respondent to pass orders on the above appeal within a time frame and thus render justice.)

1. This writ petition has been filed by the petitioner for the issuance of a Writ of Mandamus,directing the respondents to conclude the enquiry in Petitioner's appeal TL/09/03857, dated 14-09-2009, filed before the 1st respondent and further directing the 1st respondent to pass orders on the above appeal within a time frame.

2. No representation for the petitioner. Heard Mr.K.Guru, learned Additional Government Pleader appearing for the respondents.

3. Since the appeal is pending before the first respondent from 14.09.2009, considering the nature of the prayer, without going into the merits of the claim made by the petitioner, the first respondent is directed to give notice to the petitioner as well as the respondents 3 to 13 and thereafter, pass appropriate orders on the appeal of the petitioner, dated 14.09.2009, on merits and in accordance with law, after giving opportunity of hearing to the petitioner as well as respondents 3 to 13, within a period of three month from the date of receipt of a copy of this order.

With the above direction, this Writ Petition stands disposed of. No costs.


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