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P.Ravi Kumar vs The Thiruvananthapuram Co-Op. … on 4 July, 2008

Kerala High Court
P.Ravi Kumar vs The Thiruvananthapuram Co-Op. … on 4 July, 2008
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 26722 of 2006(F)


1. P.RAVI KUMAR, S/O.PADMANABHA PILLAI,
                      ...  Petitioner

                        Vs



1. THE THIRUVANANTHAPURAM CO-OP. URBAN
                       ...       Respondent

2. THE BRANCH MANAGER,

3. SUPERINTENDENT OF SURVEY AND

4. T.VINOD KUMAR, T.C.18/729,

5. T.MOHAN RAJ, PEON,

6. MARIYEMMA,

                For Petitioner  :SRI.G.SUDHEER

                For Respondent  :SRI.GEORGE POONTHOTTAM

The Hon'ble MR. Justice KURIAN JOSEPH

 Dated :04/07/2008

 O R D E R
                        KURIAN JOSEPH, J.
              ----------------------------------------------
                  W.P.(C) No.26722 of 2006
              ----------------------------------------------
                      Dated 4th July, 2008.

                          J U D G M E N T

In the matter of recovery, there is already an

interim order dated 29.3.2007. The writ petition is hence

disposed of in terms of the said interim order.

KURIAN JOSEPH, JUDGE.

tgs

KURIAN JOSEPH, J

———————————————-

W.P.(C) No.26722 of 2006

———————————————-

J U D G M E N T

Dated 4th July, 2008.

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