The Malappuram District … vs Sri.K.Divakaran on 11 December, 2007

Kerala High Court
The Malappuram District … vs Sri.K.Divakaran on 11 December, 2007
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

RP No. 1214 of 2007(C)


1. THE MALAPPURAM DISTRICT CO-OPERATIVE
                      ...  Petitioner

                        Vs



1. SRI.K.DIVAKARAN,
                       ...       Respondent

2. THE REGIONAL TRANSPORT OFFICER,

                For Petitioner  :SRI.V.RAJENDRAN

                For Respondent  : No Appearance

The Hon'ble MR. Justice ANTONY DOMINIC

 Dated :11/12/2007

 O R D E R
                        ANTONY DOMINIC, J.
                       ===============
                       R.P.No.1214 OF 2007
                                 IN
                   W.P.(C) NO. 15146 OF 2007 C
                  =====================

           Dated this the 11th day of December, 2007

                             O R D E R

Review sought for is on the ground that Ext.P2 has been

described as a statutory representation while in fact it is not.

Both sides agree that this description is incorrect. Therefore, I

dispose of this review petition clarifying that the description of

Ext.P2 as a statutory representation will stand modified as above.

It is also clarified that when the matter is taken up for hearing by

the 1st respondent as directed in the judgment, it will be open to

the parties in the writ petition to question the maintainability of

the representation also.

ANTONY DOMINIC, JUDGE.

Rp

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