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Dindigul District Siddha, Unani Homeopathic, Ayurvedic, Experience Allopathy and Acupunture (SUHAAA) Doctors Association Vs. State of Tamil Nadu rep. by by it's Secretary, Home Department and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD)No. 8330 of 2010 & M.P(MD)No. 1 of 2010
Judge
AppellantDindigul District Siddha, Unani Homeopathic, Ayurvedic, Experience Allopathy and Acupunture (SUHAAA) Doctors Association
RespondentState of Tamil Nadu rep. by by it's Secretary, Home Department and Others
Excerpt:
.....practicing alternative medicine. 2. heard the learned counsel for the petitioner as well as the learned additional government pleader appearing for the respondents. 3. after some elaborate arguments, the learned counsel appearing for the petitioner would submit that it would be suffice if the representation of the petitioner association is disposed of, by the respondents, on merits and in accordance with law, within the time stipulated by this court. 4. the learned additional government pleader appearing for the respondents would submit that the representation of the petitioner association will be considered in accordance with law. 5. in view of the above, without going into the merits of the claim made by the petitioner association in this writ petition, the respondents are directed.....
Judgment:

(Prayer:Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Mandamus, forbearing the Respondents from interfering with the profession and occupation of the members of the petitioner Association mentioned in Paragraph No.3 of the petitioner Affidavit for practicing alternative medicine.)

1. This writ petition has been filed by the petitioner for the issuance of a Writ of Mandamus,forbearing the Respondents from interfering with the profession and occupation of the members of the petitioner Association mentioned in Paragraph No.3 of the petitioner Affidavit for practicing alternative medicine.

2. Heard the learned counsel for the petitioner as well as the learned Additional Government Pleader appearing for the respondents.

3. After some elaborate arguments, the learned counsel appearing for the petitioner would submit that it would be suffice if the representation of the petitioner Association is disposed of, by the respondents, on merits and in accordance with law, within the time stipulated by this Court.

4. The learned Additional Government Pleader appearing for the respondents would submit that the representation of the petitioner Association will be considered in accordance with law.

5. In view of the above, without going into the merits of the claim made by the petitioner Association in this Writ Petition, the respondents are directed to pass appropriate orders on the representation sent by the petitioner Association, dated 04.06.2010, on merits and in accordance with law, within a period of three months from the date of receipt of a copy of this order.

With the above direction, this Writ Petition stands disposed of. No costs. Consequently, connected miscellaneous petition is closed.


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