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M.N.Babu vs The Government Of Kerala on 8 September, 2010

Kerala High Court
M.N.Babu vs The Government Of Kerala on 8 September, 2010
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 13445 of 2007(A)


1. M.N.BABU, S/O NARAYANAN,
                      ...  Petitioner
2. P.V.PUSHPANGATHAN PILLA,

                        Vs



1. THE GOVERNMENT OF KERALA, REPRESENTED
                       ...       Respondent

2. THE CHIEF CONSERVATOR OF FORESTS,

3. THE CHIEF WILD LIFE WARDEN, KERALA

4. THE DISTRICT COLLECTOR, IDUKKI DISTRICT.

5. THE SUPERINTENDENT OF POLICE,

6. THE SUB INSPECTOR OF POLICE,

7. THE FOREST RANGE OFFICER,

                For Petitioner  :SRI.C.K.VIDYASAGAR

                For Respondent  : No Appearance

The Hon'ble MR. Justice THOTTATHIL B.RADHAKRISHNAN
The Hon'ble MR. Justice P.BHAVADASAN

 Dated :08/09/2010

 O R D E R
            THOTTATHIL B.RADHAKRISHNAN &
                      P. BHAVADASAN, JJ.
                  -------------------------------------------
                   W.P(C).No.13445 OF 2007
                 -------------------------------------------
            Dated this the 8th day of September, 2010


                             JUDGMENT

Thottathil B.Radhakrishnan, J.

There is no representation for the petitioner.

This writ petition is filed seeking to allow procession of

elephants from 9 a.m. to 1 p.m. from 17.4.2007 to 21.4.2007 in a

Temple. In 2010, nothing survives. The writ petition is

dismissed as infructuous.

Sd/-

THOTTATHIL B.RADHAKRISHNAN,
Judge.

Sd/-

P.BHAVADASAN,
Judge.

kkb.8/09.

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