Loading...

A.A.Lenin vs State Of Kerala Represented By on 18 November, 2010

Kerala High Court
A.A.Lenin vs State Of Kerala Represented By on 18 November, 2010
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 8327 of 2010(M)


1. A.A.LENIN, S/O.APPUNNI,
                      ...  Petitioner

                        Vs



1. STATE OF KERALA REPRESENTED BY
                       ...       Respondent

2. THE DIRECTOR GENERAL OF POLICE,

3. THE DEPUTY SUPERINTENDENT OF POLICE,

                For Petitioner  :SRI.P.VIJAYA BHANU

                For Respondent  :SRI.JOHNSON MANAYANI

The Hon'ble MR. Justice ANTONY DOMINIC

 Dated :18/11/2010

 O R D E R
                      ANTONY DOMINIC, J.
                    ================
                  W.P.(C) NO. 8327 OF 2010
               =====================

         Dated this the 18th day of November, 2010

                         J U D G M E N T

The prayer sought in the writ petition is to direct the 2nd

respondent to initiate action against the additional 4th respondent

based on the enquiry report submitted by the 3rd respondent.

2. When the case came up for orders before this Court on

13/7/10, learned Government Pleader was directed to obtain

instructions about the action that was taken against the additional

4th respondent.

3. In compliance with the above, learned Government

Pleader has today produced before me order dated 20/7/2010

issued by the Inspector General of Police, Thrissur Range, Thrissur

ordering an oral enquiry against additional 4th respondent.

Therefore, it is obvious that action has been taken, and

therefore, recording the above, the writ petition is disposed of.

ANTONY DOMINIC, JUDGE
Rp

Leave a Comment

Your email address will not be published. Required fields are marked *

* Copy This Password *

* Type Or Paste Password Here *

Cookies help us deliver our services. By using our services, you agree to our use of cookies. More Information