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N. Murugesan Executive Officer Vs. The Divisional Railway Manager, Southern Railway, Tiruchirappalli Division, Tiruchirappalli Junction, Tiruchirappalli District and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD)No. 14141 of 2010 & M.P(MD)No. 1 of 2010
Judge
AppellantN. Murugesan Executive Officer
RespondentThe Divisional Railway Manager, Southern Railway, Tiruchirappalli Division, Tiruchirappalli Junction, Tiruchirappalli District and Others
Excerpt:
.....within a time limit that may be fixed by this court.) 1. the petitioner/n.murugesan, who is the executive officer of lalgudi selection grade town panchayt, tiruchirappalli district, has filed the present writ petition seeking for the issuance of a writ of mandamus directing the respondents to pay arrears of professional tax for 1st half year 2010-11 of rs.79,280/-. 2. the petitioner is the executive officer of lalgudi selection grade town panchayat, tiruchirappalli district and the respondents are the railway officials. the petitioner in exercise of powers conferred under rule 16 of the tamil nadu tax on professions, trades, callings and employments act, 1992, issued demand notice, dated 31.08.2010, to the first respondent demanding the payment of rs.79,280/- towards profession tax.....
Judgment:

(Prayer:Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Mandamus, to direct the respondents to pay arrears of Professional Tax for 1st half year 2010-11 of Rs.79,280/- within a time limit that may be fixed by this Court.)

1. The petitioner/N.Murugesan, who is the Executive Officer of Lalgudi Selection Grade Town Panchayt, Tiruchirappalli District, has filed the present writ petition seeking for the issuance of a Writ of Mandamus directing the respondents to pay arrears of Professional Tax for 1st half year 2010-11 of Rs.79,280/-.

2. The petitioner is the Executive Officer of Lalgudi Selection Grade Town Panchayat, Tiruchirappalli District and the respondents are the Railway Officials. The petitioner in exercise of powers conferred under Rule 16 of the Tamil Nadu Tax on Professions, Trades, Callings and Employments Act, 1992, issued demand notice, dated 31.08.2010, to the first respondent demanding the payment of Rs.79,280/- towards Profession Tax for the first half year of 2010-11. The first respondent, who has received the demand notice, has not taken any action till date. Therefore, the petitioner has filed the writ petition before this Court with the relief as stated supra.

3. Heard the learned counsel for the petitioner as well as the learned counsel for the respondents.

4. Considering the facts and circumstances of the case,without going into the merits of the matter, the first respondent is directed to take suitable action as per the letter, dated 31.08.2010, sent by the petitioner, within a period of two 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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