Anugraha Kudumbasree vs District Collector on 10 July, 2008

Kerala High Court
Anugraha Kudumbasree vs District Collector on 10 July, 2008
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 20742 of 2008(S)


1. ANUGRAHA KUDUMBASREE, KARANTHOOR
                      ...  Petitioner

                        Vs



1. DISTRICT COLLECTOR, KOZHIKODE.
                       ...       Respondent

2. THE GROUND WATER DEPARTMENT,

3. M/S.WAVE AQUA PRODUCTS, KP 1/296 C,

                For Petitioner  :SRI.K.A.SALIL NARAYANAN

                For Respondent  : No Appearance

The Hon'ble MR. Justice J.B.KOSHY
The Hon'ble MR. Justice P.N.RAVINDRAN

 Dated :10/07/2008

 O R D E R
                J.B. KOSHY & P.N. RAVINDRAN, JJ.
          ----------------------------------------------------
                   W.P.(C).NO.20742 OF 2008-S
           ----------------------------------------------------
              Dated this the 10th day of July, 2008.

                               JUDGMENT

Koshy, J:

The petitioner filed Ext.P2. Without expressing any opinion on

the merits of the dispute, we direct the District Collector to dispose

of Ext.P2 in accordance with law after hearing the third

respondent, concerned statutory authorities and all the aggrieved

parties as expeditiously as possible, in any event, within two

months from the date of receipt of a copy of this judgment.

J.B. KOSHY, JUDGE.

P.N. RAVINDRAN, JUDGE.

cl

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