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O.A. Ethopathar Vs. The Chairman and Managing Director Sethu Samuthiram Corporation Ltd., and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD)No. 16670 of 2013
Judge
AppellantO.A. Ethopathar
RespondentThe Chairman and Managing Director Sethu Samuthiram Corporation Ltd., and Others
Excerpt:
.....directing the 1st and 3rd respondents to pay rs.16,00,000/- as compensation to the petitioner's country boat based on his representation, dated 24.08.2013, with interest.) 1.the petitioner seeks for a mandamus directing the first respondent to pay rs.16,00,000/- as compensation to the petitioner's country boat on the basis of the petitioner's representation dated 24.08.2013 with interest. 2. heard mr.m.subash babu, learned counsel appearing for the petitioner as well as mr.k.guru, learned additional government pleader appearing for the 2nd respondent and mr.r.murugappan, learned counsel appearing for the respondents 1 and 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 first.....
Judgment:

(Prayer: Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Mandamus directing the 1st and 3rd respondents to pay Rs.16,00,000/- as compensation to the petitioner's country boat based on his representation, dated 24.08.2013, with interest.)

1.The petitioner seeks for a Mandamus directing the first respondent to pay Rs.16,00,000/- as compensation to the petitioner's country boat on the basis of the petitioner's representation dated 24.08.2013 with interest.

2. Heard Mr.M.Subash Babu, learned counsel appearing for the petitioner as well as Mr.K.Guru, learned Additional Government Pleader appearing for the 2nd respondent and Mr.R.Murugappan, learned counsel appearing for the respondents 1 and 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 first 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 respondents 1 and 3 are directed to pass appropriate orders on the representation of the petitioner, dated 24.08.2013, on merits and in accordance with law, after giving opportunity to the petitioner as well as 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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