Cherian vs The District Superintendent Of … on 26 September, 2008

Kerala High Court
Cherian vs The District Superintendent Of … on 26 September, 2008
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 6287 of 2008(W)


1. CHERIAN, S/O.PYLEE, KOLATHU HOUSE,
                      ...  Petitioner

                        Vs



1. THE DISTRICT SUPERINTENDENT OF POLICE,
                       ...       Respondent

2. THE CIRCLE INSPECTOR OF POLICE,

3. THE SUB INSPECTOR OF POLICE,

4. CHANDRAN, S/O.GOVINDAN,

                For Petitioner  :SRI.V.K.SUNIL

                For Respondent  : No Appearance

The Hon'ble MR. Justice K.BALAKRISHNAN NAIR
The Hon'ble MR. Justice V.K.MOHANAN

 Dated :26/09/2008

 O R D E R
      K. BALAKRISHNAN NAIR & V.K.MOHANAN, JJ.
                ----------------------------------------
                  W.P.(C) No.6287 OF 2008
                ----------------------------------------
        Dated this the 26th day of September, 2008

                        J U D G M E N T

~~~~~~~~~~~~

Balakrishnan Nair, J.

In this case, this Court has already passed an interim

order, on 22.9.2008, directing the petitioner to move the 3rd

respondent, if there is any threat to his life from the part of the

4th respondent and also directed the 3rd respondent to take

necessary action to protect the petitioner from the 4th

respondent. In view of the said interim order, no further orders

are required in this writ petition. Accordingly, it is closed,

maintaining that interim order.

(K.BALAKRISHNAN NAIR, JUDGE)

(V.K.MOHANAN, JUDGE)

ps

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