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Shine H.Pallath vs The State Of Kerala on 16 September, 2010

Kerala High Court
Shine H.Pallath vs The State Of Kerala on 16 September, 2010
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 33014 of 2004(E)


1. SHINE H.PALLATH, PALLATH HOUSE,]
                      ...  Petitioner
2. AANI SHIJI, CHERITHUNIYIL VEEDU,
3. RAJAN M.G. MUDAPPALLI VEEDU, MIYANA P.O.
4. VINOD V.C. VINOD BHAVAN, AMMAKANUKARA,
5. AJITH KUMAR .K. PAYIKKADU HOUSE,
6. P.S.VIJAYAN, PUTHUR HOUSE,
7. RAFEEQ.M. AAYTHIPURAYIDATHIL VEEDU,
8. LEELAKUMARI.S, L.D.SADANAM, POTTAYIL
9. USHA.C. KARAKKADU PUTHENVEEDU,

                        Vs



1. THE STATE OF KERALA, REP. BY THE
                       ...       Respondent

2. THE ADDITIONAL SECRETARY, PAY REVISION

3. THE SECRETARY (FINANCE),

4. THE SELVAN, LOCAL SELF GOVERNMENT

                For Petitioner  :SRI.K.R.SACHIDANANTHAN

                For Respondent  :GOVERNMENT PLEADER

The Hon'ble MR. Justice S.SIRI JAGAN

 Dated :16/09/2010

 O R D E R

S. SIRI JAGAN, J.

– – – – – – – – – – – – – – – – – – – – – – –
W.P.(C)No. 33014 of 2004

– – – – – – – – – – – – – – – – – – – – – – –
Dated this the 16th day of September, 2010

J U D G M E N T

Petitioners and the counsel are absent. Therefore the

writ petition is dismissed for default.

S. SIRI JAGAN
JUDGE

shg/

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