Skip to content


S. Velu Vs. The District Collector, Virudhunagar District and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD)No. 1397 of 2012
Judge
AppellantS. Velu
RespondentThe District Collector, Virudhunagar District and Others
Excerpt:
.....dated 29.12.2011, within a time limit as fixed by this court. 2. heard mr.a.thiruvadikumar, learned counsel appearing for the petitioner as well as mr.k.guru, learned additional government pleader appearing for the respondents 1 to 3 and mr.d.srinivasa raghavan, learned counsel appearing for the respondents 4 to 9. 3. the learned counsel appearing for the petitioner would submit that it would suffice if the representation of the petitioner is disposed of, by the first respondent, on merits and in accordance with law within the time stipulated by this court. 4. the learned additional government pleader appearing for the respondents 1 to 3 would submit that the representation of the petitioner will be considered by the first respondent in accordance with law. 5. in view of the.....
Judgment:

(Prayer: Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Mandamus directing the first respondent to consider and dispose of the petitioner's representation dated 29.12.2011 within a time limit as fixed by this Court.)

1. The petitioner seeks for a Mandamus directing the first respondent to consider and dispose of his representation, dated 29.12.2011, within a time limit as fixed by this Court.

2. Heard Mr.A.Thiruvadikumar, learned counsel appearing for the petitioner as well as Mr.K.Guru, learned Additional Government Pleader appearing for the respondents 1 to 3 and Mr.D.Srinivasa Raghavan, learned counsel appearing for the respondents 4 to 9.

3. The learned counsel appearing for the petitioner would submit that it would suffice if the representation of the petitioner is disposed of, by the first respondent, on merits and in accordance with law within the time stipulated by this Court.

4. The learned Additional Government Pleader appearing for the respondents 1 to 3 would submit that the representation of the petitioner will be considered by the first respondent in accordance with law.

5. In view of the above, without going into the merits of the claim made by the petitioner in this Writ Petition, the first respondent is directed to pass appropriate orders on the representation of the petitioner, dated 29.12.2011, on merits and in accordance with law, after giving notice to the interested parties, if any, within a period of eight weeks from the date of receipt of a copy of this order.

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


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