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State Of Kerala (The Special … vs K.Mohanan on 1 February, 2010

Kerala High Court
State Of Kerala (The Special … vs K.Mohanan on 1 February, 2010
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

LA.App..No. 84 of 2010()


1. STATE OF KERALA (THE SPECIAL TAHSILDAR
                      ...  Petitioner
2. THE EXECUTIVE ENGINEER, NH DIVISION,

                        Vs



1. K.MOHANAN, ASWATHY, CHANNALKARA,
                       ...       Respondent

2. S.BINDHU, W/O.MOHANAN, ASWATHY,

                For Petitioner  :GOVERNMENT PLEADER

                For Respondent  : No Appearance

The Hon'ble MR. Justice PIUS C.KURIAKOSE
The Hon'ble MR. Justice C.K.ABDUL REHIM

 Dated :01/02/2010

 O R D E R
        PIUS C. KURIAKOSE & C.K.ABDUL REHIM, JJ.

            ```````````````````````````````````````````````````````
                       LA.A. No. 84 of 2010
            ```````````````````````````````````````````````````````
             Dated this the 1st day of February, 2010

                            J U D G M E N T

Pius C. Kuriakose, J.

Having regard to the decision taken by this Court

already in LAA No.1217/09, we do not find warrant for interference

with the impugned judgment. Hence, this appeal is dismissed in

limine.

Sd/-

(PIUS C. KURIAKOSE, JUDGE)

Sd/-

(C.K.ABDUL REHIM, JUDGE)

aks

// True Copy //

P.A. To Judge

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