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Raju Thomas Vathamala vs Alakkode Grama Panchayath on 19 October, 2009

Kerala High Court
Raju Thomas Vathamala vs Alakkode Grama Panchayath on 19 October, 2009
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 29424 of 2009(W)


1. RAJU THOMAS VATHAMALA,S/O.THOMAS,
                      ...  Petitioner
2. JAYAMOL P.C.,W/O.RAJU THOMAS,

                        Vs



1.  ALAKKODE GRAMA PANCHAYATH,
                       ...       Respondent

2. THE SECRETARY,

                For Petitioner  :SRI.M.SASINDRAN

                For Respondent  : No Appearance

The Hon'ble MR. Justice THOTTATHIL B.RADHAKRISHNAN

 Dated :19/10/2009

 O R D E R
            THOTTATHIL B.RADHAKRISHNAN, J.
                  -------------------------------------------
                  W.P(C).No.29424 OF 2009
                  -------------------------------------------
             Dated this the 19th day of October, 2009


                              JUDGMENT

Petitioners are aggrieved by Ext.P7 issued on 3.8.2009,

requiring them to close down the business on ground that the

building in which it runs is not numbered. According to the

petitioners, the municipal authority is not numbering the

building. This is a matter that can be adjudicated before the

Tribunal for Local Self Government Institutions which is the

competent statutory authority. Hence, without expressing

anything on merits, this writ petition is dismissed.

Sd/-

THOTTATHIL B.RADHAKRISHNAN,
Judge.

kkb.20/10.

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