Sunil.C.V vs The Revenue Divisional Officer on 23 December, 2010

Kerala High Court
Sunil.C.V vs The Revenue Divisional Officer on 23 December, 2010
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 38529 of 2010(M)


1. SUNIL.C.V,SON OF VELAYUDHAN,
                      ...  Petitioner

                        Vs



1. THE REVENUE DIVISIONAL OFFICER,
                       ...       Respondent

                For Petitioner  :SMT.K.P.GEETHA MANI

                For Respondent  : No Appearance

The Hon'ble MR. Justice ANTONY DOMINIC

 Dated :23/12/2010

 O R D E R
                       ANTONY DOMINIC, J.

             ```````````````````````````````````````````````````````
                 W.P.(C) No. 38529 of 2010 M
             ```````````````````````````````````````````````````````
          Dated this the 23rd day of December, 2010

                            J U D G M E N T

Petitioner states that for removal of soil for

converting a plot of land into a house site, he made Ext.P4

application to the respondent. He approached this Court,

complaining that orders have not been passed on Ext.P4

application. However, it is seen from Ext.P3 G.O.(MS)

No.85/2010 dated 05-04-2010 that if the purpose of removal

of soil is for house construction, no such permission is

necessary.

2. Therefore, clarifying that if the purpose of removal

is to convert the plot into a house site, as contemplated in

paragraph 2 of Ext.P3 Government Order, it will be open to

the petitioner to proceed with the removal of soil, this writ

petition is disposed of.

Sd/-

(ANTONY DOMINIC, JUDGE)
aks

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