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N. Palaniyappan Vs. The Tahsildar, Taluk Office, Devakottai - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P(MD)No. 16307 of 2016
Judge
AppellantN. Palaniyappan
RespondentThe Tahsildar, Taluk Office, Devakottai
Excerpt:
.....natham situate at thanichavoorani village, sirumarudhur ulkadai, sirumarudhur group, devakkottai, karaikudi district, within a stipulated time.) 1. heard both sides. by consent, the main writ petition itself is taken up for final disposal. no counter-affidavit is filed on behalf of the respondent. 2. admittedly, the petitioner's representations, dated 04.04.2016 and 04.08.2016 seeking to survey and fix the boundaries of the house land measuring an extent of 19.32 cents in old survey no.133/1, new survey no.211/3 natham situated at thanichavoorani village, sirumarudhur ulkadai, sirumarudhur group, devakkottai, karaikudi, sivagangai district, are pending before the respondent/tahsildar, devekottai taluk, karaikudi, sivagangai district. 3. as a matter of fact, the aforesaid.....
Judgment:

(Prayer: Writ Petition is filed under Article 226 of the Constitution of India seeking for issuance of a Writ of Mandamus, directing the Respondent to consider the Petitioner's representations, dated 04.04.2016 and 04.08.2016 to survey and fix the boundaries of the house land measuring to an extent of 19.32 Cents in Old Survey No.133/1, New Survey No.211/3 Natham situate at Thanichavoorani Village, Sirumarudhur Ulkadai, Sirumarudhur Group, Devakkottai, Karaikudi District, within a stipulated time.)

1. Heard both sides. By consent, the main Writ Petition itself is taken up for final disposal. No counter-affidavit is filed on behalf of the Respondent.

2. Admittedly, the Petitioner's representations, dated 04.04.2016 and 04.08.2016 seeking to survey and fix the boundaries of the house land measuring an extent of 19.32 Cents in Old Survey No.133/1, New Survey No.211/3 Natham situated at Thanichavoorani Village, Sirumarudhur Ulkadai, Sirumarudhur Group, Devakkottai, Karaikudi, Sivagangai District, are pending before the Respondent/Tahsildar, Devekottai Taluk, Karaikudi, Sivagangai District.

3. As a matter of fact, the aforesaid representations, dated 04.04.2016 and 04.08.2016 of the Petitioners till date are not yet disposed of by the Respondent. As such, the Petitioner has filed the present Writ Petition before this Court, seeking for passing of an order by this Court in directing the Respondent to consider the aforesaid representations, dated 04.04.2016 and 04.08.2016, to be disposed of by the Respondent within the time stipulated by this Court.

4. Considering the fact that the Petitioner's representations, dated 04.04.2016 and 04.08.2016, are pending on the file of the Respondent/Tahsildar, Devekottai Taluk, Karaikudi, Sivagangai District, to look into the said representations of the Petitioner and to dispose of the same by passing a reasoned speaking order, within a period of six weeks from the date of receipt of a copy of this order (Of course after adhering to the Principles of Natural Justice by issuing notice to the Petitioner and others concerned if any, if situation so warrants). Needless for this Court to make a significant mention that the Petitioner is to render his assistance and unstinted co-operation to the Respondent in the subject matter in issue.

With the above said Direction(s)/Observation(s), this Writ Petition stands disposed of. No Costs.


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