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Kerala High Court
Hamsa vs The State Of Kerala on 20 December, 2010
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 37672 of 2010(H)


1. HAMSA, AGED 60, S/O.MUHAMMED
                      ...  Petitioner

                        Vs



1. THE STATE OF KERALA
                       ...       Respondent

2. THE KALPAKANCHERY GRAMA PANCHAYATH

                For Petitioner  :SRI.G.SREEKUMAR (CHELUR)

                For Respondent  : No Appearance

The Hon'ble MR. Justice ANTONY DOMINIC

 Dated :20/12/2010

 O R D E R
                      ANTONY DOMINIC, J.

            ```````````````````````````````````````````````````````
                W.P.(C) No. 37672 of 2010 H
            ```````````````````````````````````````````````````````
        Dated this the 20th day of December, 2010

                           J U D G M E N T

Petitioner’s allegation is that at the instance of

certain political persons, an attempt is being made by the

second respondent to cut open a road through his property.

2. If that be the grievance, remedy of the petitioner is

to approach a civil court and with that liberty, this writ petition

is dismissed.

Sd/-

(ANTONY DOMINIC, JUDGE)
aks

// True Copy //

P.A. To Judge


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