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Karnataka High Court
Sri C N Srinivasmurthy vs The State Of Karnataka Rep By Its … on 29 January, 2010
Author: Ajit J Gunjal
IN THE HIGH COURT OF KARNATAKA AT BANGALORE

DATED THIS THE 29m DAY OF' JANUARY 20 110* Q

BEFORE

THE HONBLE MR. JUSTICE;9xJIT.J.C'§UI$i.'j;A§I',_ V':  

WRIT PETITION NO.5535/E206/5.(GM"f\f§€.5i\E A

BETWEEN :

1. Sri.C.N.SriniVasmurih3i,  .4 .
S / 0.La1ie C.K.Naryana"--Sét.ty.,  V '
Aged about 70 years, 'E 
Occ: Busir1ess.*-- V V   . 
R/0.Shantar'ERO§<1fi»  =:   A ' 
Tiptur -- 572  ' '    V
Tumkur I:'i_stfiC£. 

2. sr1.K.:VAnanEan, A , 
S/0.K"um'--1i    
Aged about 72' years.   
OCCZ Bakéryé Busines's'.V..._

R / 0, Basavaxrxappa' Com pount.
B.H&.Rgad.V Tipfu'r~.5.7..?; 201

.  . ftifnkuf D'is.1;_rict.

3(a) 'Dr,Sv..15"{e.;j1eES-h~v"Babu.
'K S/o.H.€~§;_;bi'amanya.
A.ged_"ab0ut 45 years.
 Occ: medicine,
 .. VR/0V.'S.V.P. Compound,
 _ F5:H.Road, Tiptur.
 Tnjmkur Distri(:1:--5'72 201.

O  Sri.S.Gangadhar.

S/o.H.Subramanya.
Aged about 45 years.

 



4. Thi»e~i(3'Vhief Engineer, _

 ' K.'R,Ci1_feie:;..B'a.nga1orew56O 001.

V'  Tu"1ni<ur W 572 201.

  The Assistant: Executive Engineer.
  "Highway Division, Turnkur

Occ: Business.
R/0.S.V.P. Compound.
B.H.R0ad, Tiptur,
Tumkur District-572 201.

4}. Srnt.R.Sarojamma.

W/0.Late H.Raghavendra Rao.

D/o.Late K.P1'anesha Rae,

Aged 72 years, Occ:Business.

R/ o.Sri.Venkatesha Press,

B.H.Road, Tiptur- 572 101 V     2  
Tumkur District. '    .L.PET'{'fI.QN_ERS

{By Sri.S-.V.Prakash_, Adv.) 
AND I

1. The State of Ksfn_atai§éi","" --  V

Represented  .   
Prineip_a}_SeQretsijy ,
To Gciverninzejnt, 7' '

Department of  ' ij'1*ks 
M.S.Buiidi--ng, 
Veedhi, f3e.gIigai0';'e +..58Q;OOl .

 Piiblidrwofks Depéiftment (C 8: B),

3. 'i7heiExec:i1ti\§%e Engineer,
K3-:nataL:a.i"~State High Way
, Authofity, Public Works
 Departrnent, Tumkur District,

Sub--D1'visio11, Tumkur-572 201.

 



5. The Deputy Commissioner.
Tumkur District,
Tumkur --~ 572 201.

6. The Town Municipal Council.
Represented by its
Chief Officer, Tiptur.

Tumkur Distr1'et--57'2 201.   

(By Sri.N.B.Vishwanath, AGA for    ,  

This writ petition is filed',und.er"-.Artie1es.-226 and
227 of the Constitution iafadizi with a .pr~a;yer to prohibit
the respondents from "de1nol.is:h%.ng'fthe»_Authorized

buildings of the peti’tioneV1_is” as Schedule
without due prooessv.ofl2;;w. _ ~ ~ ”

This’-_wri_i’. petitiosri ‘ieor;1ii*1g_g on for hearing, this day,
the Court made the fo«iEowi”n :

pros ER

}\J:&:.rlVI1e~rno ‘*file_d seeking withdrawal of the writ

“‘pe»t.itf1en o11’th’e_g*roL1nd that it has become infruetuous.

” ” ‘: f-hanging beéome infructuous. 5%}

Nie.m_oj’.ris granted. Petition stands dismissed as

3. Mr.N.B.Vishwanath. learneci Aciciitiorxal

Government. Advocate appearing for respondents

is permitted to file memo of appearance ‘V’

weeks. ‘

SPS


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