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K.Prasad vs Commercial Tax Officer (Aa) on 10 November, 2009

Kerala High Court
K.Prasad vs Commercial Tax Officer (Aa) on 10 November, 2009
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 32018 of 2009(V)


1. K.PRASAD,
                      ...  Petitioner

                        Vs



1. COMMERCIAL TAX OFFICER (AA),
                       ...       Respondent

2. DEPUTY COMMISSIONER (APPEALS),

3. INSPECTING ASSISTANT COMMISSIONER,

                For Petitioner  :SRI.N.MURALEEDHARAN NAIR

                For Respondent  : No Appearance

The Hon'ble MR. Justice C.K.ABDUL REHIM

 Dated :10/11/2009

 O R D E R
                  C.K. ABDUL REHIM, J.
               - - - - - - - - - - - - - - - - - - - - - - -
                  W.P.(C)No. 32018 of 2009
               - - - - - - - - - - - - - - - - - - - - - - -
         Dated this the 10th day of November, 2009

                         J U D G M E N T

1. Since statutory appeals filed against Exts.P1 & P2

orders of assessment along with petitions seeking

condonation of delay are pending before the 2nd respondent,

I am of the opinion that the matter can be disposed of

directing the appellate authority to expedite consideration

of the appeals and the accompanying applications.

2. Accordingly the writ petition is disposed of

directing the 2nd respondent to consider and pass orders on

Exts.P5 & P6 petitions seeking condonation of delay in filing

appeals, after affording an opportunity of hearing to the

petitioner as early as possible, at any rate within a period of

one month from the date of receipt of copy of this judgment.

If the delay in filing the appeals are condoned the 2nd

respondent shall consider and pass orders on Exts.P7 & P8

stay petitions, simultaneously.

W.P.(C)No. 32018 of 2009
-2-

3. The respondents are directed to keep in abeyance

all steps of recovery for realisation of the amounts covered

under Exts.P1 & P2, which is initiated pursuant to Exts.P11

& P12 demand notices, till orders are passed by the 2nd

respondent as directed above.

4. If the delay is condoned and the appeals are

admitted then the 2nd respondent shall therefore take steps

to dispose of the same as early as possible.

C.K. ABDUL REHIM
JUDGE

shg/

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