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Kerala High Court
Joy vs The Thannithodu Service … on 4 August, 2010
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 23915 of 2010(L)


1. JOY, S/O.DANIEL, AGED 62 YEARS,
                      ...  Petitioner
2. M.K.VASUDEVAN, AGED 57 YEARS,
3. YOHANNAN @ JOY, AGED 52 YEARS,
4. THOMAS, AGED 47 YEARS,
5. PONNACHAN, AGED 47 YEARS,
6. VIJAYAN PILLAI, AGED 46 YEARS,

                        Vs



1. THE THANNITHODU SERVICE CO-OPERATIVE
                       ...       Respondent

2. THE JOINT REGISTRAR OF CO-OPERATIVE

3. THE REGISTRAR OF CO-OPERATIVE SOCIETIES

4. M.K.THANKACHAN,

5. ELIZABETH, W/O.LATE JOSE,

6. O.S.VIJAYAN, S/O.SADASIVAN,

7. E.M.RAJAMMA, W/O.PANKAJAKSHAN,

8. RAJI.P.R., D/O.RAVEENDRAN,

9. JOHN MATHEW, S/O.MATHEW,

10. AJAYAN PILLAI, S/O.PARAMESWARAN PILLAI,

11. N.G.SHAJI, S/O.GEORGE,

12. C.P.MOHANAN, S/O.PODIYAN,

                For Petitioner  :SRI.T.MADHU

                For Respondent  : No Appearance

The Hon'ble MR. Justice K.SURENDRA MOHAN

 Dated :04/08/2010

 O R D E R
                 K.SURENDRA MOHAN, J.
              -------------------------------------------
                 W.P.(C) No.23915 of 2010
              -------------------------------------------
              Dated this the 4th August, 2010

                           JUDGMENT

The petitioners are the members of the first respondent

Co-operative Society. According to them, the first

respondent Society has been incurring heavy losses during

the past 10 years. Overlooking its financial condition, the

first respondent has issued Ext.P2 advertisement inviting

applications to the post of an Attender, Peon and a Night

Watchman. According to the petitioners, any further

appointment would only increase the financial burden on

the society thereby further aggravating its critical

financial situation. It is also complained that respondents

4 to 12 are acting against the interests of the first

respondent. Though the petitioners have submitted Ext.P3

representation complaining about the illegal activities of

respondents 4 to 12 before the second respondent, no

action has been taken thereon till date. The learned

Senior Government Pleader Mr.K.C.Santhosh Kumar

submits that Ext.P3 would be considered and appropriate

wpc No.23915/2010 2

orders would be passed thereon, without further delay.

In the above circumstances, this writ petition is

disposed of directing the second respondent to consider

the grievances of the petitioners set out in Ext.P3

representation, 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, after giving an

opportunity of being heard to the petitioner as well as the

other interested persons also.

K.SURENDRA MOHAN,
JUDGE

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