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P.K.Hassan vs P.A.Kunjumuhammed on 31 March, 2010

Kerala High Court
P.K.Hassan vs P.A.Kunjumuhammed on 31 March, 2010
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 11418 of 2010(O)


1. P.K.HASSAN, S/O. KOCHU KHADER,
                      ...  Petitioner
2. SHARIFF.P.H., S/O. HASSAN, DO-DO-DO-
3. P.H.JALAL, S/O. HASSAN,

                        Vs



1. P.A.KUNJUMUHAMMED, S/O. P.K.ABOOBAKER,
                       ...       Respondent

                For Petitioner  :SRI.K.K.MOHAMED RAVUF

                For Respondent  : No Appearance

The Hon'ble MR. Justice P.BHAVADASAN

 Dated :31/03/2010

 O R D E R
                      P.BHAVADASAN, J.
                      -------------------------
                  W.P (C) No.11418 of 2010
                      --------------------------
               Dated this the 31st March, 2010

                        J U D G M E N T

Limited prayer in this writ petition is for a direction

to the Munsiffs Court, Ernakulam to make available the

certified copy of the decree dated 22.3.2010 in O.S

No.447/2008.

2. Petitioners are the defendants in O.S

No.447/2008 before the Principal Munsiffs Court,

Ernakulam. The suit was decreed on 22.3.2010.

Thereafter petitioner filed I.A No.2248/2010 for staying

implementation of the order. As per order dated

27.3.2010, that application was dismissed. In view of the

forthcoming summer vacation, they apprehend that they

may not get a certified copy of the judgment before

vacation.

3. The prayer in this writ petition is for a direction

to the court below to issue a certified copy of the judgment

to enable the petitioner to take further steps in the matter.

They also pray that till then, the implementation and

W.P (C) No.11418 of 2010
2

operation of the judgment dated 22.3.2010 may be stayed.

There will be a direction to the court below to make

available the certified copy of the decree in O.S

No.447/2008, as early as possible and till then the

operation and implementation of the judgment dated

22.3.2010 in O.S No.447/2008 shall stand suspended.

The writ petition is disposed of, as above.

P.BHAVADASAN, JUDGE

ma

W.P (C) No.11418 of 2010
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W.P (C) No.11418 of 2010
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