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The Rameswaram Vattara Kalanjiam rep. by its President, Vs. The State of Tamil Nadu, rep. by the Chief Secretary, Secretariat, Fort St. George and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD)No. 1759 of 2012
Judge
AppellantThe Rameswaram Vattara Kalanjiam rep. by its President,
RespondentThe State of Tamil Nadu, rep. by the Chief Secretary, Secretariat, Fort St. George and Others
Excerpt:
.....ramanathapuram district and handover thesame to petitioner for better administration within the time stipulated by this court.) 1. the petitioner seeks for a mandamus directing the 2nd respondent to conduct enquiry on the basis of the representation, dated 30.1.2012, preferred by the petitioner on behalf of the society and consequently to take necessary action against the respondents those, who have illegally occupied the office of the rameswaram vattara kalanjiam situate at no.12/42, vannan street, rameswaram, ramanathapuram district and handover the same to petitioner for better administration within the time stipulated by this court. 2. heard mr.r.alagumani, learned counsel appearing for the petitioner as well as mr.k.guru, learned additional government pleader appearing for the.....
Judgment:

(Prayer: Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Mandamus directing the respondent No.2 to conduct enquiry on the basis of the representation, dated 30.1.2012, preferred by the petitioner on behalf of the Society, consequently to take necessary action against the respondents those, who have illegally occupied the office of the Rameswaram Vattara Kalanjiam situate at No.12/42, Vannan Street, Rameswaram, Ramanathapuram District and handover thesame to petitioner for better administration within the time stipulated by this Court.)

1. The petitioner seeks for a Mandamus directing the 2nd respondent to conduct enquiry on the basis of the representation, dated 30.1.2012, preferred by the petitioner on behalf of the Society and consequently to take necessary action against the respondents those, who have illegally occupied the office of the Rameswaram Vattara Kalanjiam situate at No.12/42, Vannan Street, Rameswaram, Ramanathapuram District and handover the same to petitioner for better administration within the time stipulated by this Court.

2. Heard Mr.R.Alagumani, learned counsel appearing for the petitioner as well as Mr.K.Guru, learned Additional Government Pleader appearing for the respondents 1 to 3.

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 second respondent, on merits and in accordance with law within the time stipulated by this Court.

4. Considering the facts and circumstances of the case, without going into the merits of the claim made by the petitioner in this Writ Petition, the second respondent/District Collector is directed to pass appropriate orders on the representation of the petitioner, dated 30.01.2012, 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.

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


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