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The Bel Sc/St Welfare Association … vs Mr C Lakshmanan on 21 February, 2009

Karnataka High Court
The Bel Sc/St Welfare Association … vs Mr C Lakshmanan on 21 February, 2009
Author: N.Ananda


E

IN ‘THE HEGH COURT OF’ KARNATAKA AT BANGALORE1

DATED THIS THE 218′? DAY OF FEBRUARE_é§(j’§?’_ *

BEFORE

THE HGNBLE: MR. JUSTI£:E”N;a..N’;;N;3A:ATV:”V

WRIT PETITIQN NQ.251″f-T{f3F 2:50? k

R¥<3'E'W WEN:

THE BEL sags’? WELFARE ASSCiCEATE’ON.{_R;
NC)’}”??’,’4«i”>,£i§«?,LC1{2j1;()E\¥”\i ” = ; « ”
JA1AHALL_3.,E3£;N’f3ALORE 1.3

REP BY ::*;E.N€$2~*«;L,. sE’GR’ETAR€g
SR1 ANZ:iAifl._§.E3AEv”i’_V_ ,._.PETI’I’iONER

{By,§::%.$.;§;’r~z$:%:’S:§*%;:;a..;:>a$A:_’P*ciaR.–:~z1,z.’.§ NYAYAMITRA
A¥S_VOCA’i’ES_, Afiiivfiéfimffiéifi} _

AND

MR (3 LAKSHMA-5IA1i~§

SjCaCI~iENN-APPA ‘
»»;:gc3.13:1> ABOU’I”-59__§_’:Ri§
“/<;%'L:srQ':'82;2, 12 rvizaire

V .. B (339.8-s,":3H1vA NAGAR,

" _ {}P:?"«:§E';E3°STi'A'.?iON

gm

.§:A;§'§a{I:;"vN$("gAi%', BANGGALORE :0

"'~§s:iR ,.;<E:xx€i'HANNA
3,50 MR SEERAPPA
gags' ABQLIT 59 ms

" '"—R10 NOr%i};'9,

H W _ LEKXME MAYURATHA N§L.A'r'E'x

»' THENDLU, VI§YE§RANYA'?'URfi.
BANC~':ALOF3E 9'?

MR 8 R NARASIMHA MURTHY

S30 RRNGAEAH, AGED ABOUT 5? YES
R/O NG338, 4 C MAIN

WC ROAB, HE STAGE, III BLOCK
BASIXVESHWAEQA NAGAR

Ix}

BANGALORE 7’9

4. MR G R ANIL GHOSH
MAJOR R30 NO 636111,
~::.;<:<:; NIVAS BYAPPANAI~§.«'%.I ._
ms Nmaa POST, BANGALORE 3:5 A; «
Rm NC}.14G,RAJA§U§ANDiRAM, 2; C;R<3353'.. .
NASAYAMNA PALVA N "3 PAIJEA ' . :
,?3'{APPANAi~iALLI ROAD, M§;.iR:'i3_T}§§ SE'€;§f€AGé.%¥'
POST, BANGALQRE 33 ' . V . – " "

NO 1:23, 1 $1,099 opp ‘
agrqagfia TEMPLE
KAMMANAHALLI R0A:>.__ _
B5~’a.NGAL{3RE —- 550 884 __ —

5. ms ROYAL E§,IiLDE1R.S VAN??? I}P1fV,ELO’?ETRS”‘
N9 123,: 1=fi;.::.;s:>:ag 03>? QA:'<;$s:-1A."?.EMpL.r.'
i<:AMMANA1HA:;;L;' :»z:.:r«.:':«I ROAD '
BANGAl,C)R'E__8:éE.V..';'. 'V ._;" .

«:3. sHRI%sf9.L%.?AM'«1.:;,_ _ _ '

S/0 SRi""'%;'..E5NKz%T'E€H"KAD 2-mv

AGEIIJ §kBn3:i*;?¢.;:»"ms«._ " —

Rfo .NQ:.2, 1..:%_.S'f'«:2«;MAIN'*«. ,.

:2 BLO{:I<;_.,HMT LP;'fQU'T'._ '"

§?.AI\EC}AL%Q}"<i?. €37. ' RESPQNEEENTS

(By $;~§A,:1'bgi.,RUN§{U«MAR £«'t~;::::2 R4:

'-.Sn:H.'R.ANAr4§'HAKR'IsH.NA MURTHY FOR R'-E 8.5 2-3:
,Sr:._,G.A._ANf;'§;0«§§Y CRUZE FOR R-6: R2 85 R-:5 SERVED}

v.'1'£§is_{."_"w:%{'if1:,ED UNDER ARTECLES 225 3a. 22'? OF'
<::<:::~.:s'1'I'I'z,I.'I.'1<:*:igs'<:2:'2* INDIA PRAYING TO QUASH THE ORDER

i)’I’.2E:.%’.1. 12*-{)G7′”REJECTENG §A,NO.’}” IN as.r~sc>,;2:225,1oa AND

V£&LLOW”IA§NO.? TO IMPLEIRD THE R6 HEREIN AS DEFENDANT
_E\IC).6 IN*”FHE1 SUIT {ANN~A_1, ISSUE A CGNSEEQUENTIAL
” 4 ‘~._f)IQE”C.’FEON TO THE) SOUR’? OF’ THE. FIRST ADDL.CI°\f1L.. JUDGE

” _ {C:’§}”€.’II)i’.’-§} BANGALORE RURAL DES’? BANGALGRE TC} COSQDEFE
‘ {£i;N(}.8 85 10 FILED 83’ ‘THE PLPsIN’TIF’F.

This petition, comirzg an far pxflimirzrary hctaring

in B (Tv1’0up, {his day, [116 Court, made: 111:: following:

6

In

OR}3ER

A meme is filed for dismis:-:91 cf the petit.i€’:nj_”«–a§VV

‘£VithdI’8WI”1.

2. The memo is taken an reTée€1tidn._§.s

dismissed as ‘Wi’fh(iF8WT1.: ‘
__ ,. . . Judge

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