Loading...

V.P.Chandran vs C.I. Of Police on 26 February, 2008

Kerala High Court
V.P.Chandran vs C.I. Of Police on 26 February, 2008
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

RP No. 474 of 1998(A)



1. V.P.CHANDRAN
                      ...  Petitioner

                        Vs

1. C.I. OF POLICE,TRIPUNITHURA
                       ...       Respondent

                For Petitioner  :SMT.I.SHEELA DEVI

                For Respondent  :SMT.KOCHUMOL KODUVATH

The Hon'ble the Chief Justice MR.H.L.DATTU
The Hon'ble MR. Justice K.M.JOSEPH

 Dated :26/02/2008

 O R D E R
                          H.L.Dattu,C.J. & K.M.Joseph,J.

                         ----------------------------------------------

                             R.P.No.474 of 1998 in

                           O.P.No.15123 of 1998-A

                         ----------------------------------------------


                     Dated, this the 26th day of February, 2008.


                                          ORDER

H.L.Dattu,C.J.

Smt.I.Sheeladevi, learned counsel appearing for the review

petitioner submits that as on today, the reliefs sought for by the review petitioner

does not survive for consideration of this Court.

2. Taking note of the submission made by the learned counsel,

the Review Petition is disposed of, as having become infructuous.

Ordered accordingly.

H.L.Dattu

Chief Justice

K.M.Joseph

Judge

vku/-

Leave a Comment

Your email address will not be published. Required fields are marked *

* Copy This Password *

* Type Or Paste Password Here *

Cookies help us deliver our services. By using our services, you agree to our use of cookies. More Information