G.Vigi vs The Commandant on 23 May, 2009

Kerala High Court
G.Vigi vs The Commandant on 23 May, 2009
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 13732 of 2009(J)


1. G.VIGI, NO.963510639 CONSTABLE, B COY,
                      ...  Petitioner

                        Vs



1. THE COMMANDANT, CISF UNIT, CPT,
                       ...       Respondent

2. DEPUTY INSPECTOR GENERAL,

3. THE INSPECTOR GENERAL, CISF SOUTH SECTOR

4. THE DIRECTOR GENERAL, CISF HEAD QUARTERS

                For Petitioner  :SRI.G.SASIDHARAN CHEMPAZHANTHIYIL

                For Respondent  :SRI.P.PARAMESWARAN NAIR,ASST.SOLICITOR

The Hon'ble MR. Justice P.N.RAVINDRAN

 Dated :23/05/2009

 O R D E R
                        P.N.RAVINDRAN, J.
         =-=-=-=-=-=-=-=-=-=-=-=-=-=-=-=-=-=-=-=
                   W.P.(C) No. 13732 of 2009
         =-=-=-=-=-=-=-=-=-=-=-=-=-=-=-=-=-=-=-=
             Dated this the 23rd         day of May, 2009

                              JUDGMENT

The main dispute raised in this writ petition relates to the

permission sought by the petitioner to reside outside the barracks.

By Annexure R1(a) order dated 07-05-2009 the said request has

been granted for a period of three months with effect from 07-05-

2009. Therefore, the main grievance of the petitioner stands

redressed.

2. The petitioner, however, requests that he may be allotted a

quarter in the barracks on medical grounds. The learned standing

counsel appearing for the respondents submits that as the

petitioner is due for transfer within a month, he cannot be allotted a

quarter in Cochin.

3. In the light of the fact that the petitioner is due for transfer,

I am of the opinion that the petitioner cannot claim that he should be

allotted a quarter within the barracks in Cochin. Within the period of

three months referred to Annexure R1(a) order, the petitioner will be

transferred out of Cochin. That being the situation, the said request

W.P.(C) 13732/09 -2-

cannot be entertained. The writ petition has, in my opinion, become

infructuous.

The writ petition is accordingly closed as infructuous.

P.N.RAVINDRAN,
JUDGE.

mn.

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