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Shahad.P. vs The Revenue Divisional Officer on 9 April, 2010

Kerala High Court
Shahad.P. vs The Revenue Divisional Officer on 9 April, 2010
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 11951 of 2010(T)


1. SHAHAD.P., S/O. PALAPPETTY MUHAMMED,
                      ...  Petitioner

                        Vs



1. THE REVENUE DIVISIONAL OFFICER,
                       ...       Respondent

2. THE DISTRICT COLLECTOR, MALAPPURAM,

3. THE PRINCIPAL SECRETARY, DEPARTMENT

4. THE VILLAGE OFFICER,

5. THE SECRETARY, CHERUKAVU GRAMA

                For Petitioner  :SRI.K.M.SATHYANATHA MENON

                For Respondent  : No Appearance

The Hon'ble MR. Justice T.R.RAMACHANDRAN NAIR

 Dated :09/04/2010

 O R D E R
                 T.R.RAMACHANDRAN NAIR, J.
                ----------------------------------------------
                    W.P.(C)No.11951 OF 2010
             -----------------------------------------------------
           DATED THIS THE 9th DAY OF APRIL, 2010

                             J U D G M E N T

The petitioner is a resident of Kulathuparamba Michabhoomi

Colony. The said colony was formed by distributing excess land

under the Kerala Land Reforms Act by the Government. A total

number of about 300 people are residing there and the place is a

hilly area.

2. Based on the fund allotted by the Panchayat, a tank

was purchased for water supply and a beneficiary committed was

elected for the proper running of the said scheme. After about

1= years, the tank was completely broken and became useless.

Later on, applications were filed before the authorities of the

Panchayat and to the District Collector as per Exhibits P1 and P2.

Finally, by Exhibit P3, the District Collector has directed the

concerned authorities to install a new tank for meeting the

problem of drinking water scarcity.

3. The petitioner seeks for a direction to implement

Exhibit P3, in the light of the acute water shortage faced during

W.P.(C)No.11951/10 -2-

the summer.

4. There will be a direction to the 1st respondent to see

that appropriate actions are taken to implement the directions

contained in Exhibit P3 letter issued by the District Collector. The

2nd respondent is directed to see that these directions are

implemented so that the drinking water scarcity is met.

5. Appropriate action shall be finalised within a period of

one month from the date of receipt of a copy of this judgment.

The petitioner will produce a copy of the Writ Petition along with

a copy of the judgment for compliance before respondents 1 and

2.

The Writ Petition is disposed of as above.

T.R.RAMACHANDRAN NAIR,
JUDGE

dsn

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