Mohammed Jaffar vs Savanur Town Municipality on 19 August, 2008

Karnataka High Court
Mohammed Jaffar vs Savanur Town Municipality on 19 August, 2008
Author: Ravi Malimath
IN THE PHGH COURT OF KARNATAKAV-"--..,»

CIRCUIT BENCH AT DHARWAD f T *

DATED THIS THE 19TH DAY OF AUC:-§i's';* 

BEFORE  é

THE HON'BLE 

WRIT PETITION NO.1j%2%%1.%57 AOF: 2oQ5{L}3412Es)

BETWEEN:

1. Moha11.1mé:dJafi'a;r}~v.'L_' ._ 
S] 'Bepari; 
Aged  %
Resiif "g at J Bazar,
Savamgr Taluk,  _ "  "
Dis1::'ict:Havt:ri.~__ '

.2 .Mohamméii' 

V' g sf!) P;3;>du1..K11adar Bcpari,
.L  Agctigibéiutv 35 years,
 ._ Rcsieiing  Bazaar,
' j3'&V8I1i1i"1'T%i1Uk,

1"3*ist::ict:Ha.vezi.

V' 'A  Baseer Ahammed Bepari,
* _ V. _@'}Abdu1 Bashcer Bepari,
 S}/0 Abdul Raman Bepari,
 Aged amut 50 years,
' Residing at Jumma Bazar,

Savanur Taluk,



4. Imamsab S/0 Modinsab Bepari
Aged about 65 years,

Residing att Jumma Bazar

Savanur Taluk,

Districtzfiaveri.   

5. Abdul Khadar,

S/0 Mchaboodsab Bepari, _
Aged about 35 years, " '
Residing at Jumma Bazar
Savanur Taluk,
Distrigttzfiavexi.

6. Babahussain, '- _ .
S/olsmailsab    
A8edabout22'Y?~?«T$,:3~.  
Residing atdezmma    »
SavanurTa_1tJ.§<_,';»'_  «_  V

Disuictzfiavéfi. "ii;    .. PETITIONERS

(By Sri s.x;.smsm%&   T ;
Sri, Rajvindr"an_'ath,.'-Advocates)

        

    Municipality

By" itss  'oiii.<";er,
Sav:anur,~  A

-' Havéxji Distfict.

'  'Zakeerhussain,
' _ ' Sg'-nfiabahussain Jahangir,
'   Aged about 30 years,
 -.  Resident of Kamalbangadi,
 Savanur Taluk,

fiistricttflavt-':ri. .. RESPONEENTS

%W



(By Sri Mada}: Mohan M.
Khannur, Advocate, for R- 1-absent,
---R42 served--~absent)

«o«0«o~

This writ petition is filed under Articles i?'25_"8s_'_2f2.7' 
of the Constitution of India praying to issue'-- " 
allotting the Beef stalls belonging tot the _1'??.I"i"?.S'1:ot1dent" .. V' 
in favour of respondent No.2 by mw:::.sof?_anV order "(iated.,

28-$2005 vide Annexure-D and ,,.conseq1,1eot’~. f
quashing of the order dated 21~3’¥2()’f..)5 in ‘s;o%’i;1’»1r
Beef stails are concerned in’ favouiaof respo’12jdent No.2 _ ” L.

and direct the respondents t.}f1e-upetiiiiouriers to

participate in the public action)-«._

This Writ petitio1i.._.£::*3_1n;i,I1g;V-_ this day,

the Court made the f0110’i75.’.i_’£I’1gZ’-

“” »g”teo§ga3sR

_ The ‘.’~co”oxi«$el for the petitioners submits

r the H jiefition has become infiuctuous.

-Reoordiifig ” submission, this writ petition is

dismissed so having become irifructuoixs.

£3dUh-

Iudge

“e :VRsk/~

Leave a Reply

Your email address will not be published. Required fields are marked *

You may use these HTML tags and attributes:

<a href="" title=""> <abbr title=""> <acronym title=""> <b> <blockquote cite=""> <cite> <code> <del datetime=""> <em> <i> <q cite=""> <s> <strike> <strong>

* Copy This Password *

* Type Or Paste Password Here *