K.Madhu vs Corporation Of … on 22 December, 2009

Kerala High Court
K.Madhu vs Corporation Of … on 22 December, 2009
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 33467 of 2009(C)


1. K.MADHU, S/O. KRISHNAN NAIR, VYSAKH,
                      ...  Petitioner

                        Vs



1. CORPORATION OF THIRUVANANTHAPURAM,
                       ...       Respondent

                For Petitioner  :SRI.SABU GEORGE

                For Respondent  : No Appearance

The Hon'ble MR. Justice THOTTATHIL B.RADHAKRISHNAN

 Dated :22/12/2009

 O R D E R
           THOTTATHIL B. RADHAKRISHNAN, J
                          -------------------
                       W.P.(C).33467/2009
                          --------------------
          Dated this the 22nd day of December, 2009

                          JUDGMENT

The learned senior counsel appearing for the Corporation

submits that the bill in relation to the petitioner is being

finalized and the delay was only because the petitioner did not

submit some of the original of the bills which were necessary to

finalize the reconciliation. Taking this into account, it is

ordered that the bill of the petitioner will be cleared off at the

earliest, within a period of one month from today.

THOTTATHIL B. RADHAKRISHNAN,
Judge

mrcs

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