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Madras High Court
Rama. Baskaran vs The District Collector on 22 October, 2010
       

  

  

 
 
 BEFORE THE MADURAI BENCH OF MADRAS HIGH COURT

DATE: 22/10/2010

CORAM
THE HONOURABLE MR.JUSTICE M.JAICHANDREN

Writ Petition(MD) No.2027 of 2009

Rama. Baskaran	       			... Petitioner

vs

1. The District Collector,
   District Collector Office,
   Sivagangai District.

2. Assistant Director (V.P.),
   Sivagangai District,
   Sivagangai.

3. The Block Development Officer,
   Singampunari Panchayat Union,
   Sivagangai District.

4. The President,
   A.Melaiyur Panchayat,
   Thiruppathur Taluk,
   Sivagangai District.

R4 impleaded as per order dated 03.04.2009
in M.P.No.1 of 2009 in W.P.No.2027 of 2009.


		    			    ... Respondents


Prayer

Petition filed seeking for a Writ of Mandamus, to direct the respondents herein
to take action on the petitioner's representation dated 02.12.2008 and
17.02.2009.

!For Petitioner	 ... Mr.K.P.Krishnadoss
^For R1 to R3  	 ... Mr.S.C.Herold Singh
		     Govt. Advocate

:ORDER

Heard Mr.K.P.Krishnadoss, the learned counsel appearing on behalf of the petitioner and Mr.S.C.Herold Singh, the learned Government Advocate appearing on behalf of the respondents 1 to 3.

2. At this stage of the hearing of the writ petition, the learned counsel appearing on behalf of the petitioner had submitted that it would suffice, if the first respondent is directed to dispose of the representation of the petitioner, dated 02.12.2008, on merits and in accordance with law, within a specified period.

3. The learned Government Advocate appearing on behalf of the respondents 1 to 3, has no objection for such an order being passed by this Court.

4. In view of the submissions made by the learned counsels appearing on either side, the first respondent is directed to dispose of the representation, dated 02.12.2008, after giving an opportunity of hearing to the petitioner, as well as to the fourth respondent, on merits and in accordance with law, within a period of twelve weeks from the date of receipt of a copy of this order. The petitioner is directed to furnish a copy of the representation, dated 02.12.2008, to the first respondent, along with a copy of this order. However, it is made clear that this Court, by this order, has not expressed any opinion on the merits of the matter.

The writ petition is disposed of accordingly. No costs.

akv To

1. The District Collector, District Collector Office, Sivagangai District.

2. Assistant Director (V.P.), Sivagangai District, Sivagangai.

3. The Block Development Officer, Singampunari Panchayat Union, Sivagangai District.

4. The President, A.Melaiyur Panchayat, Thiruppathur Taluk, Sivagangai District.