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E.Basheer vs Secretary on 21 May, 2010

Kerala High Court
E.Basheer vs Secretary on 21 May, 2010
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 15599 of 2010(Y)



1. E.BASHEER
                      ...  Petitioner

                        Vs

1. SECRETARY,RTA
                       ...       Respondent

                For Petitioner  :SRI.P.DEEPAK

                For Respondent  : No Appearance

The Hon'ble MR. Justice K.SURENDRA MOHAN

 Dated :21/05/2010

 O R D E R
                     K.SURENDRA MOHAN, J.
                   -----------------------------------------
                      W.P.(C) No.15599 of 2010
                   -----------------------------------------
                 Dated this the 21st day of May, 2010

                              JUDGMENT

The petitioner is a stage carriage operator conducting services

on the route Kuttiyadi-Kozhikode with a stage carriage vehicle

bearing Reg.No.KL-11/R 4041. The petitioner has submitted Ext.P2

request for the revision of his own timings, for the reason that there

are clashes with services operated by other services including the

Kerala State Road Transport Corportion. However, it is submitted

that no orders have been passed on Ext.P2, till date. The petitioner,

therefore prays for the issue of appropriate directions for an early

disposal of Ext.P2. The learned Senior Government Pleader has no

objection to such a direction being issued.

2. In the above circumstances, this Writ Petition is disposed of

directing the respondent to consider the application for revision of his

own timings submitted by the petitioner, evidenced herein by Ext.P2

in accordance with law and to pass appropriate orders thereon as

expeditiously as possible and at any rate within a period of two

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

K.SURENDRA MOHAN, Judge

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