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P.P.Nisthar vs State Of Kerala – Represented By … on 20 October, 2009

Kerala High Court
P.P.Nisthar vs State Of Kerala – Represented By … on 20 October, 2009
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 24687 of 2009(E)


1. P.P.NISTHAR, SHIFT SUPERVISOR,
                      ...  Petitioner
2. TOMY JOSEPH, CHEMIST-CUM-PLANT-INCHARGE
3. MOHANAN CHETTIYAR, FACTORY ASSISTANT,

                        Vs



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

2. THE REGISTRAR OF CO-OPERATIVE

3. THE KERALA STATE CO-OPERATIVE RUBBER

                For Petitioner  :SRI.ELVIN PETER P.J.

                For Respondent  :GOVERNMENT PLEADER

The Hon'ble MR. Justice S.SIRI JAGAN

 Dated :20/10/2009

 O R D E R
                             S.SIRI JAGAN, J.

                       ==================

                        W.P(C).No.24687 of 2009

                       ==================

                Dated this the 20th day of October, 2009

                             J U D G M E N T

The petitioners’ grievance in this writ petition is that despite

Ext.P10 judgment dated 2.4.2003 the 1st respondent has not taken any

steps to pass orders as contemplated in Ext.P10 judgment despite the

time limit of four months from the date of receipt of a representation

filed by the petitioners fixed therein.

2. It is admitted that pursuant to the representation filed by

the petitioners as directed in Ext.P10 judgment, hearing was

conducted twice. That being so, the Government cannot postpone the

decision as directed in Ext.P10 judgment. Accordingly, I direct the 1st

respondent to pass orders as contemplated in Ext.P10 judgment, as

expeditiously as possible, at any rate, within one month from the date

of receipt of a certified copy of this judgment.

The writ petition is disposed of as above.

Sd/-

sdk+                                             S.SIRI JAGAN, JUDGE

          ///True copy///




                               P.A. to Judge

2

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