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N.Ambika vs The District Collector on 18 August, 2010

Kerala High Court
N.Ambika vs The District Collector on 18 August, 2010
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 26032 of 2010(D)


1. N.AMBIKA, PANAKALPADATHU HOUSE,
                      ...  Petitioner

                        Vs



1. THE DISTRICT COLLECTOR, ALAPPUZHA.
                       ...       Respondent

2. KUNJAN MUKUNDAN, PANAKKAL PADATH,

                For Petitioner  :SRI.J.OM PRAKASH

                For Respondent  : No Appearance

The Hon'ble MR. Justice S.SIRI JAGAN

 Dated :18/08/2010

 O R D E R
                             S.SIRI JAGAN, J.
                      ==================
                       W.P.(C).No. 26032 of 2010
                      ==================
                Dated this the 18th day of August, 2010
                             J U D G M E N T

The petitioner purchased certain properties by Ext.P1 sale deed.

Prior to the same, the vender was paying tax in respect of the property

as evidenced by Ext.P2 receipt. The petitioner applied for mutation of

the property in her name. The same was rejected on the ground that

as per the resurvey records, the said property stands in the name of

the 2nd respondent. In the above circumstances, the petitioner has filed

Ext.P4 revision petition under Section 13A of the Survey and

Boundaries Act. For the present, the petitioner would be satisfied with

a direction to the 1st respondent to consider and pass orders on Ext.P4

expeditiously.

2. I have heard the learned Government Pleader also.

3. Having heard the learned counsel for the petitioner and the

learned Government Pleader, I dispose of this writ petition with a

direction to the 1st respondent to consider Ext.P4 revision petition

under Section 13A of the Survey and Boundaries Act and pass

appropriate orders thereon, as expeditiously as possible, at any rate,

within two months from the date of receipt of a certified copy of this

judgment after affording an opportunity of being heard to the

petitioner as well as the 2nd respondent.

Sd/-

sdk+                                             S.SIRI JAGAN, JUDGE
          ///True copy///
                               P.A. to Judge

2

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