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N.Sasidharan @ Pattom Sasi vs State Of Kerala on 18 October, 2010

Kerala High Court
N.Sasidharan @ Pattom Sasi vs State Of Kerala on 18 October, 2010
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 34905 of 2009(G)


1. N.SASIDHARAN @ PATTOM SASI, AGED 51
                      ...  Petitioner

                        Vs



1. STATE OF KERALA, REPRESENTED BY THE
                       ...       Respondent

2. THE DIRECTOR OF CIVIL SUPPLIES,

3. B.SASIDHARAN NAIR, SUPPLY OFFICER

                For Petitioner  :SRI.V.C.JAMES

                For Respondent  :GOVERNMENT PLEADER

The Hon'ble MR. Justice S.SIRI JAGAN

 Dated :18/10/2010

 O R D E R
                                S.SIRI JAGAN, J.
                       ==================
                        W.P.(C).No. 34905 of 2009
                       ==================
                Dated this the 18th day of October, 2010
                                J U D G M E N T

On 14.10.2010, this Court passed the following order:

“This writ petition comes in the defect list today. The defect is
that steps have not been taken to issue notice to the respondents.
Notice was ordered on 11.12.2009. The petitioner never paid process.
Notice of defect was given to the Advocate on 8.2.2010. The defect
was not cured. The matter was posted for defect before the Registrar
(Judicial) on 19.2.2010. None appeared before the Registrar (Judicial).
That is why, the matter was posted before the Court on 22.7.2010. On
that day, this Court directed the petitioner to cure the defect within
one week. Subsequently, the learned Government Pleader appeared
for respondents 1 and 2. Steps were not taken to issue notice to the
3rd respondent. Therefore, the matter was again posted for defect on
11.10.2010 before the Registrar (judicial). On that day, there was no
representation for the petitioner. That is why the matter is posted for
defect again. The defect remains not cured even today. The learned
counsel for the petitioner seeks further time. Time can be granted only
on payment of costs. Accordingly, two days’ time is granted on
condition that the petitioner pays Rs.1000/- as costs to the Kerala
Media Centre and produces proof thereof, failing which, the writ
petition would stand dismissed for non-prosecution.

Post on 18.10.2010.”

Today when this matter was taken up in the defect list, none

appeared for the petitioner to report compliance with the said order.

Accordingly, this writ petition is dismissed for non-prosecution.

Sd/-

sdk+                                                     S.SIRI JAGAN, JUDGE

         ///True copy///




                                 P.A. to Judge

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