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State Of Kerala vs K.Remesan on 25 August, 2009

Kerala High Court
State Of Kerala vs K.Remesan on 25 August, 2009
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

LA.App..No. 28 of 2008()


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

                        Vs



1. K.REMESAN,
                       ...       Respondent

2. K.SANTHAPPAN,

3. THE DEPUTY CHIEF ENGINEER,

                For Petitioner  :GOVERNMENT PLEADER

                For Respondent  :SRI.N.B.SUNIL NATH,SC, RAILWAYS

The Hon'ble MR. Justice PIUS C.KURIAKOSE
The Hon'ble MR. Justice K.SURENDRA MOHAN

 Dated :25/08/2009

 O R D E R
                PIUS C.KURIAKOSE &
              K.SURENDRA MOHAN, JJ.
           -------------------------------------------
              L.A.Appeal No.28 of 2008
           -------------------------------------------
      Dated this the 25th day of August, 2009

                        JUDGMENT

Pius C.Kuriakose,J.

The total stakes involved is below Rs.5,000/-. We

do not propose to go into the merits of the matter. The

appeal will stand dismissed in view of the smallness of

the stakes involved. This judgment will not be a

precedent for any other case.

PIUS C.KURIAKOSE,
JUDGE

K.SURENDRA MOHAN,
JUDGE

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