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S. Karthikeyan Vs. The District Collector, Virudhunagar District, Madurai and Another - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P(MD).No. 16790 of 2016
Judge
AppellantS. Karthikeyan
RespondentThe District Collector, Virudhunagar District, Madurai and Another
Excerpt:
.....of india for the issuance of a writ of mandamus directing the second respondent to issue legal heir certificate by taking into account of petitioner's representation dated 09.08.2016.) 1. the petitioner/mr.s.karthikeyan had lost his father s/o late. shanmugam pillai on 26.08.2008 due to illness. as he has got two sisters and one brother, namely, velmani, deepa, sutha, he has approached the village administrative officer requesting him to issue legal heirship certificate to him, for which, he was also directed to approach the revenue inspector. although he has approached the revenue inspector, in turn, the said revenue inspector asking him to approach the tashildar. this is how the drama is being conducted. when the petitioner has made a representation to the second respondent.....
Judgment:

(Prayer: Writ Petition filed under Article 226 of the Constitution of India for the issuance of a Writ of Mandamus directing the second respondent to issue Legal Heir Certificate by taking into account of petitioner's representation dated 09.08.2016.)

1. The petitioner/Mr.S.Karthikeyan had lost his father S/o Late. Shanmugam Pillai on 26.08.2008 due to illness. As he has got two sisters and one brother, namely, Velmani, Deepa, Sutha, he has approached the Village Administrative Officer requesting him to issue legal heirship certificate to him, for which, he was also directed to approach the Revenue Inspector. Although he has approached the Revenue Inspector, in turn, the said Revenue Inspector asking him to approach the Tashildar. This is how the drama is being conducted. When the petitioner has made a representation to the second respondent Tahsidar, Sivakasi, asking issuance of legal-heirship certificate by taking note of the representation enclosing the death of certificate of his father, the respondent cannot unnecessary delay in issuing the legal-heirship certificate.

2. At this stage, Mr.M.Murugan, learned Government Advocate appearing taking notice for the respondents sought time to issue the legal heirship certificate within two weeks.

3. Since the petitioner has already submitted a representation enclosing a copy of death certificate of his father, the second respondent cannot delay in issuing the legal heir certificate, which is the legal duty. Therefore, the second respondent is hereby directed to issue legal heir certificate to the petitioner within one week from the date of receipt of a copy of this order.

4. With the above direction, this writ petition is disposed. No costs.


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