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The Palghat Chamber Of Commerce vs The State Of Kerala on 25 August, 2009

Kerala High Court
The Palghat Chamber Of Commerce vs The State Of Kerala on 25 August, 2009
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 17714 of 2009(H)


1. THE PALGHAT CHAMBER OF COMMERCE,
                      ...  Petitioner
2. AJITH RAJ.P., S/O. P.I.RAJU,
3. MOIDEENKUTTY.M., MATARA HOUSE,

                        Vs



1. THE STATE OF KERALA, REP. BY THE
                       ...       Respondent

2. PALAKKAD MUNICIPALITY,.

3. MARUTHARODE GRAMA PANCHAYAT,

4. CHERPULASSERY GRAMA PANCHAYAT,

                For Petitioner  :SRI.K.JAYAKUMAR

                For Respondent  :SRI.N.RAGHURAJ

The Hon'ble MR. Justice THOTTATHIL B.RADHAKRISHNAN

 Dated :25/08/2009

 O R D E R
            THOTTATHIL B.RADHAKRISHNAN, J.
                   -------------------------------------------
                   W.P(C).No.17714 OF 2009
                   -------------------------------------------
              Dated this the 25th day of August, 2009


                               JUDGMENT

This writ petition is filed challenging the action taken by

the Government in issuing a Government Order proposing to

revice property tax. In their wisdom, the Government have

come to the concrete conclusion, by now, that such G.O.

requires to be withdrawn. Accordingly, the Government have

freezed the G.O. impugned in this writ petition, obviously

because necessary further legislative or other steps have to be

taken to carry out any intended policy within the framework of

the Constitution and the laws. In this view of the matter, this

writ petition is ordered directing that the impugned Government

Order shall not be put against the petitioners or against any

beneficiary of this writ petition.

Sd/-

THOTTATHIL B.RADHAKRISHNAN,
Judge.

kkb.28/8.

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