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S. Kannammal Vs. The District Collector, Collectorate Campus, Madurai District, Madurai and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD)No. 19523 of 2013
Judge
AppellantS. Kannammal
RespondentThe District Collector, Collectorate Campus, Madurai District, Madurai and Others
Excerpt:
.....at seelanickampatti, peraiyur taluk, madurai district and mark the meets and bounds and to issue patta in favour of the petitioner within the time stipulated by this court.) 1. this writ petition has been filed by the petitioner for the issuance of a writ of mandamus directing the respondents to consider her representation, dated 09.07.2013, with regard to measure her land having survey no.235/4 punja land and 219/1 house site situated at seelanickampatti, peraiyur taluk, madurai district and mark the meets and bounds and to issue patta in her favour within the time stipulated by this court. 2. heard both sides. 3. the learned counsel appearing for the petitioner would submit that it would suffice if the representation of the petitioner is disposed of, on merits and in accordance.....
Judgment:

(Prayer: Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Mandamus directing the respondents to consider the petitioner's representation dated 09.07.2013 with regard to measure the petitioner's land having survey No.235/4 punja land and 219/1 house site situated at Seelanickampatti, Peraiyur Taluk, Madurai District and mark the meets and bounds and to issue patta in favour of the petitioner within the time stipulated by this Court.)

1. This writ petition has been filed by the petitioner for the issuance of a Writ of Mandamus directing the respondents to consider her representation, dated 09.07.2013, with regard to measure her land having survey No.235/4 punja land and 219/1 house site situated at Seelanickampatti, Peraiyur Taluk, Madurai District and mark the meets and bounds and to issue patta in her favour within the time stipulated by this Court.

2. Heard both sides.

3. The learned counsel appearing for the petitioner would submit that it would suffice if the representation of the petitioner is disposed of, on merits and in accordance with law.

4. Though the petitioner has sought for a Mandamus for the issuance of patta, issuing patta is nothing but giving recognition of the lands possessed by the applicant. It is one of the essential documents for sale of the property in question. Hence, while issuing patta to the applicant, the Revenue authorities has to consider each and every aspect involved for the grant of patta, as it may very much affect the innocent owner. Hence, without going into the merits of the claim made by the petitioner in this Writ Petition, the second respondent is directed to pass appropriate orders, on the representation of the petitioner, dated 09.07.2013, on merits and in accordance with law, after giving notice to the interested parties, especially the respondents 3 to 5 herein, and also after verifying the relevant records, within a period of eight weeks 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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