Sajeev Mathew Joseph vs The District Collector on 31 August, 2010

Kerala High Court
Sajeev Mathew Joseph vs The District Collector on 31 August, 2010
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 25707 of 2010(K)


1. SAJEEV MATHEW JOSEPH, S/O.K.M.JOSEPH,
                      ...  Petitioner

                        Vs



1. THE DISTRICT COLLECTOR,
                       ...       Respondent

2. THE TALUK SURVEYOR,

3. THE VILLAGE OFFICER,

                For Petitioner  :SRI.K.R.SUNIL

                For Respondent  : No Appearance

The Hon'ble MR. Justice ANTONY DOMINIC

 Dated :31/08/2010

 O R D E R
                        ANTONY DOMINIC, J.
                    -------------------------
                   W.P.(C.) No.25707 of 2010 (K)
              ---------------------------------
             Dated, this the 31st day of August, 2010

                            J U D G M E N T

In this writ petition what is sought for by the petitioner is a

direction to the 2nd respondent to take appropriate action on Ext.P5,

an application stated to have been made by the petitioner under the

Survey and Boundaries Act.

2. If as stated by the petitioner, such an application has

been made, it is necessary that the Officer concerned shall take

action as warranted in law.

Therefore, I direct the 2nd respondent to take appropriate

action on Ext.P5 as expeditiously as possible, at any rate, within six

weeks of production of a copy of this judgment, along with a copy

of this writ petition.

This writ petition is disposed of as above.

(ANTONY DOMINIC, JUDGE)
jg

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