Alayan Abdul Rasheed vs State Election Commission on 5 October, 2009

Kerala High Court
Alayan Abdul Rasheed vs State Election Commission on 5 October, 2009
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 27033 of 2009(Y)


1. ALAYAN ABDUL RASHEED, S/O.HAMZA ALAYAN,
                      ...  Petitioner

                        Vs



1. STATE ELECTION COMMISSION,
                       ...       Respondent

2. PULLIKUNNIL YUSUF, MEMBER WARD NO.6,

                For Petitioner  :SRI.M.SREEKUMAR

                For Respondent  :SRI.MURALI PURUSHOTHAMAN, SC,K.S.E.COMM

The Hon'ble MR. Justice THOTTATHIL B.RADHAKRISHNAN

 Dated :05/10/2009

 O R D E R
               THOTTATHIL B. RADHAKRISHNAN, J
                  ...........................................
                 WP(C).NO. 27033                 OF 2009
                  ............................................
         DATED THIS THE 5TH DAY OF OCTOBER, 2009

                                JUDGMENT

The petitioner seeks an out of turn expeditious disposal of

a matter filed before the State Election Commission. The

materials on record do not disclose the requirement of any order

by this court in that regard. It is submitted by the counsel for the

election commission that the matter filed by the petitioner before

the election commission and referred to in the writ petition will be

disposed of within a period of five months from now. This is

recorded. The writ petition is closed.

THOTTATHIL B RADHAKRISHNAN,
JUDGE

lgk/6/10

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