Karbala Trust vs S.Shahjahan on 19 October, 2009

Kerala High Court
Karbala Trust vs S.Shahjahan on 19 October, 2009
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

Con.Case(C).No. 1237 of 2009(S)



1. KARBALA TRUST
                      ...  Petitioner

                        Vs

1. S.SHAHJAHAN
                       ...       Respondent

                For Petitioner  :SRI.K.L.NARASIMHAN

                For Respondent  : No Appearance

The Hon'ble the Chief Justice MR.S.R.BANNURMATH
The Hon'ble MR. Justice A.K.BASHEER

 Dated :19/10/2009

 O R D E R
       S.R. Bannurmath, C.J. & A.K. Basheer, J.

      - - - - - - - - - - - - - - - - - - - - - - - - - - - - - - - -
          Contempt Case (Civil) No. 1237 OF 2009
      - - - - - - - - - - - - - - - - - - - - - - - - - - - - - - - -
            Dated this the 19th day of October, 2009

                             JUDGMENT

Basheer, J.

We have heard learned counsel for the petitioner.

Though he submits that Annexure C order is in violation of

the directions contained in Annexure B judgment, we are not

at all satisfied that there is any contempt. In our view, this

Contempt Case is totally misconceived. Therefore, it is

dismissed.

S.R. Bannurmath,
Chief Justice.

A.K. Basheer,
Judge.

ttb

WA No.
-:2:-

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