Loading...
Responsive image

R.Chandra Babu vs The Superintendent Of Police on 21 November, 2008

Kerala High Court
R.Chandra Babu vs The Superintendent Of Police on 21 November, 2008
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 33227 of 2008(E)


1. R.CHANDRA BABU
                      ...  Petitioner

                        Vs



1. THE SUPERINTENDENT OF POLICE
                       ...       Respondent

2. CIRCLE INSPECTOR OF POLICE

3. SUDHARSHANAN, THOONDAYEL VEEDU

4. THULASEEDHARAN, KALLUVILLA PUTHENVEEDU

5. GOPINATHAN, PARAYEL VEEDU,

6. SASI, VALLAM KULLIL VEEDU

7. THANKACHAN,MINI BHAVAN,

8. NANUKUTTAN, NAVEEN VILASAM,

                For Petitioner  :SRI.A.K.ALEX

                For Respondent  :SRI.K.V.ANIL KUMAR

The Hon'ble MR. Justice K.BALAKRISHNAN NAIR
The Hon'ble MRS. Justice M.C.HARI RANI

 Dated :21/11/2008

 O R D E R

K.BALAKRISHNAN NAIR & M.C.HARI RANI, JJ.

—————————————————–

W.P.(C)No.33227 OF 2008 E

—————————————————–
DATED THIS THE 21st DAY OF NOVEMBER, 2008

J U D G M E N T

Balakrishnan Nair, J.

The Writ Petition is dismissed as withdrawn, without

prejudice to the contentions of the petitioner and his right to

move this Court again, if so advised, with proper pleadings and

materials.

K.BALAKRISHNAN NAIR, JUDGE.

M.C.HARI RANI, JUDGE.

dsn

Leave a Comment

Your email address will not be published. Required fields are marked *

* Copy This Password *

* Type Or Paste Password Here *

Cookies help us deliver our services. By using our services, you agree to our use of cookies. More Information