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Peter Damiyan vs The Excise Commissioner on 22 February, 2008

Kerala High Court
Peter Damiyan vs The Excise Commissioner on 22 February, 2008
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

OP No. 24661 of 2002(J)


1. PETER DAMIYAN, S/O. GEORGE,
                      ...  Petitioner

                        Vs



1. THE EXCISE COMMISSIONER,
                       ...       Respondent

2. THE ASSISTANT EXCISE COMMISSIONER,

3. STATE OF KERALA,

                For Petitioner  :SRI.M.A.JOSEPH MANAVALAN

                For Respondent  : No Appearance

The Hon'ble MR. Justice KURIAN JOSEPH

 Dated :22/02/2008

 O R D E R
                         KURIAN JOSEPH, J.
               ---------------------------------------
                     O.P. No. 24661 OF 2002
               ---------------------------------------
          Dated this the 22nd day of February, 2008.


                          J U D G M E N T

This original petition is filed with the following prayer:

i) Issue a writ of mandamus or other appropriate writ,

order or direction commanding the respondent to disburse the

interest amount payable on the security deposit of

Rs.26,29,630/- to the petitioner considering Exhibit P2 and P5

application.

In case the petitioner has still any grievance left, he may produce

a copy of this judgment and the original petition before the first

respondent, in which case, appropriate orders in accordance with

law in the matter will be passed within a period of another three

months.

This original petition is disposed of as above.

KURIAN JOSEPH, JUDGE.

smp

KURIAN JOSEPH, J.

O.P. No. 24661 OF 2002

J U D G M E N T

22.02.2008

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