The Managing Director vs Janaki on 3 December, 2008

Kerala High Court
The Managing Director vs Janaki on 3 December, 2008
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

LA.App..No. 2150 of 2008()


1. THE MANAGING DIRECTOR,
                      ...  Petitioner

                        Vs



1. JANAKI, W/O.SANKARAN, OORAVEETTIL,
                       ...       Respondent

2. STATE OF KERALA, REP.BY THE SPECIAL

                For Petitioner  :SRI.D.KRISHNANKUTTY PILLAI

                For Respondent  : No Appearance

The Hon'ble MR. Justice KURIAN JOSEPH
The Hon'ble MR. Justice K.T.SANKARAN

 Dated :03/12/2008

 O R D E R
          KURIAN JOSEPH & K.T. SANKARAN, JJ.
            ------------------------------------------
                    L.A.A. No.2150 OF 2008
             ------------------------------------------
         Dated this the 3rd day of December, 2008.


                         J U D G M E N T

Kurian Joseph, J.

C.M.Appln.No.2211/2008: This is an application to condone

the delay of 132 days in filing the appeal. The appeal is filed

aggrieved by the fixation of land value by the reference court,

Sub Court, Cherthala. Acquisition is for the purpose of Industrial

Growth Centre, Pallippuram. It is not in dispute that connected

matters have already been dismissed by this Court. Therefore,

the application for condonation of delay and the appeal are

dismissed.

I.A.No.4871/2008: Dismissed.

KURIAN JOSEPH
JUDGE

K.T. SANKARAN
JUDGE
smp

KURIAN JOSEPH &
K.T. SANKARAN, JJ.

L.A.A. No. 2150 OF 2008

J U D G M E N T

03.12.2008

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