Loading...

State Of Kerala vs Sivakala Purushothaman on 14 August, 2009

Kerala High Court
State Of Kerala vs Sivakala Purushothaman on 14 August, 2009
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

LA.App..No. 1153 of 2007()


1. STATE OF KERALA,
                      ...  Petitioner

                        Vs



1. SIVAKALA PURUSHOTHAMAN,
                       ...       Respondent

                For Petitioner  :GOVERNMENT PLEADER

                For Respondent  :SRI.SUBHASH CYRIAC

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

 Dated :14/08/2009

 O R D E R
               PIUS C. KURIAKOSE &
             K. SURENDRA MOHAN, JJ.
    ------------------------------------------------
             L. A. A. No.1153 of 2007
    ------------------------------------------------
      Dated this the 14th day of August, 2009

                    JUDGMENT

Pius C. Kuriakose, J

It is fairly conceded by Smt.Latha T.

Thankappan, the learned Senior Government Pleader

that the issue raised in this appeal is covered against

the Government by the judgment of this Court in

L.A.A.152/08. Hence, this appeal is dismissed without

any order as to costs.

PIUS C. KURIAKOSE
JUDGE

K. SURENDRA MOHAN
JUDGE
kns/-

Leave a Comment

Your email address will not be published. Required fields are marked *

* Copy This Password *

* Type Or Paste Password Here *

Cookies help us deliver our services. By using our services, you agree to our use of cookies. More Information