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Shri.B.S.Rajashekar vs The Commissioner on 31 August, 2009

Karnataka High Court
Shri.B.S.Rajashekar vs The Commissioner on 31 August, 2009
Author: Manjula Chellur Rahim
um THE HIGH coum' OF KARNATAKA, BANGA£}€§F§E" .

DATED ms THE 315' DAY OF Aucsussff,    L  ' J

PRESENT-_A

me HONBLE MRS. susncg !t;?l 'gl\i*»5«';JL;|'LA"(3i:-:'1'VlEl:_Vi;v3f}_'R.

'[fi~ND       'a
THE'. HGNBLE MR. %;§jsT :c.E_ JAwm RA;fc3M

 

No';%55§zg0e9:¢§vi9
BETWEEN:   %% 1   V

Sr§.B.3.R_a§a3}.5he¥<af' V  ._  
810 B;  $i1a_nkéi'§1.arayan--Shatty»-... 

Age, 55 year:L;V_.O9c-Eusiéness _

Resident of No 43230; »9'"' -'Main Road

"S" Black," Rajaiinagar. Ii St;-rzge

8anga£<Si'e__-SE30 020 2   ,   COMPLNNANT

 Sri. s. mh;g.de, fkdvocate)

.........._........v....

' 3.' The.C:§--mfr1issiener

Szig Bizérat La} Meena
Bvminath Bangaiore City Carporaticm
(8;B.M.P) Hudson Circie

1 i  " Bangaiore-660 092

 2. The Deputy Cemmisaioner

Sari, Ekkri

Bruhath Bangalore City Corporation
(B.B.MwF') (West Division), Maiieswaram
Bangaiore-560 O03



2

3. The fixecutive Engineer (PW9 Section)
Sri. Ravindranath Daivadi
Bruhath Bangalore City Corporation
(B.B.M.P) Gayatri Nagar Division
Bangaiore-560 021

4. The Assistant Executive fingineerw 
Shri. Thamanna   ' 
Bruhath Bangalore City Corporation i ~ 'T _
(8.B.M.P) Gayatri Nagar, Sub-divisionv.  , " '   
Bangalore-560 021 "   . ' _ .;-,_"AQC--USE£i». '

(By Sri. K. N. Puttegowda, Advocate)  V V

This CCC is filesit '£551.31 £5': v12"vof«the.»Contempt of Court Act
praying to initiate contempt ;stoc'eedinig'ef_'against the accused for
disobeying the order»:l,ated '  passed in W.P.No.
161513200"?'at-Annexure~'A';'$.:  ' 

 This V on "for Orders, this day. MANJULA
Cl-£ELLuUR.AJ, rn.a_de.Vihe'fnilov;ing:

ORDER

tifionipliance report is filed by the respondents-acciised.
it learned counsel for the cornpieinant.

Herring regard to the fact that proceedings are initiated by

.. the wisponeients-accused we fine no reason to continue this

V’ ‘proceedings.

Acoordingiy. the proceedings are ciosed. However, we
reserve liberty to the cempiainant to revive the contempt

prmeeciings in case there is e faii-ure on the part of the

respondents-accused to pzcceed with the matter–*.. jwithi§j:” ‘

reasonabie time, V

Sa§0’310809

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