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Mohamed Rafi vs Kerala State Electricity Board on 6 October, 2010

Kerala High Court
Mohamed Rafi vs Kerala State Electricity Board on 6 October, 2010
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 11736 of 2006(V)


1. MOHAMED RAFI,
                      ...  Petitioner

                        Vs



1. KERALA STATE ELECTRICITY BOARD,
                       ...       Respondent

2. CHIEF ENGINEER (HRM),

                For Petitioner  :SRI.S.RAMESH BABU

                For Respondent  :SRI.P.SANTHALINGAM, SC, KSEB

The Hon'ble MR. Justice S.SIRI JAGAN

 Dated :06/10/2010

 O R D E R
                      S. SIRI JAGAN, J.
              - - - - - - - - - - - - - - - - - - - - - - -
                 W.P.(C)No. 11736 of 2006
              - - - - - - - - - - - - - - - - - - - - - - -
         Dated this the 6th day of October, 2010

                        J U D G M E N T

Counsel for the petitioner submits that, the petitioner

has already filed W.P.(C) No.5251/2008 seeking the reliefs

prayed for in this writ petition as well as other claims and

therefore this writ petition may be dismissed as closed

without prejudice to the right of the petitioner to pursue

W.P.(C) No.5251/2008. Accordingly this writ petition is

closed without prejudice to the right of the petitioner to

pursue W.P.(C) No.5251/2008.

S. SIRI JAGAN
JUDGE

shg/

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