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Y.Vijayakumar vs The Union Of India on 3 December, 2009

Madras High Court
Y.Vijayakumar vs The Union Of India on 3 December, 2009
       

  

  

 
 
 BEFORE THE MADURAI BENCH OF MADRAS HIGH COURT

DATE: 03/12/2009

CORAM
THE HONOURABLE MR.JUSTICE M.JAICHANDREN

Writ Petition No.10487 of 2009

Y.Vijayakumar							.. Petitioner

Vs
								
1.The Union of India
   rep. by its Principal Secretary,
   (Tsunami Relief & Rehabilitation)	
   New Delhi - 110 111.

2.The Secretary
   Prime Minister's Office,
   New Delhi - 110 111.

3.The Special Commissioner and Commission of
   Revenue Administration, Chepauk,
   Chennai - 600 005 in charge of Revenue
   Administration, Disaster Management and
   Mitigation Department,

4.The District Collector,
   (Tsunami Relief & Rehabilitation)
   Kanyakumari District,
   Kanyakumari.

5.The District Revenue Officer,
   (Tsunami Relief & Rehabilitation)
   Kanyakumari District,
   Nagercoil.

6.The District Collector,
   (Tsunami Relief & Rehabilitation)
   Nagapatinam.

7.The Special Tahsildar,
   (Tsunami Relief & Rehabilitation)
   Nagapatinam.							.. Respondents

Prayer

Writ Petition filed under Article 226 of the Constitution of India, for
issuance of a Writ of Mandamus, directing the respondents to release the Ex-
gratia amount of Rs.1 Lakh each to the petitioner towards the death of his
children Akash and Ashika on 26.12.2004, in Tsunami under the Prime Minister's
National Relief Fund.

!For Petitioner		... 	Mr.N.Dilip Kumar
^For Respondents	
	R1 & R2		...  	Mr.A.B.Nagarajan
					ACGSC
R3 to R7		...	Mr.Pala Ramasamy
				Special Government Pleader

* * * * *
:ORDER

This writ petition has been filed praying for a writ of Mandamus, to
direct the respondents to release the Ex-gratia amount of Rs.2 Lakhs to the
petitioner, towards the death of his children, on 26.12.2004, due to Tsunami,
under the Prime Minister’s National Relief Fund.

2. Mr.A.B.Nagarajan, Additional Central Government Standing Counsel,
appearing on behalf of the respondents 1 and 2 had submitted that, as and when
the Tamil Nadu State Government furnishes the correct bank particulars, the
appropriate amount would be sanctioned and deposited in the name of the
petitioner.

3. In view of the submissions made by the learned counsel appearing on
behalf of the respondents 1 and 2, the fourth respondent is directed to furnish
the necessary particulars to the second respondent, within a period of four
weeks from the date of receipt of a copy of this order and on receipt of the
necessary particulars, the second respondent is directed to pass appropriate
orders, expeditiously.

4. Accordingly, the writ petition is disposed of, with the above
directions. No costs.

cs

To

1.The Union of India
rep. by its Principal Secretary,
(Tsunami Relief & Rehabilitation)
New Delhi – 110 111.

2.The Secretary
Prime Minister’s Office,
New Delhi – 110 111.

3.The Special Commissioner and Commission of
Revenue Administration, Chepauk,
Chennai – 600 005 in charge of Revenue
Administration, Disaster Management and
Mitigation Department,

4.The District Collector,
(Tsunami Relief & Rehabilitation)
Kanyakumari District,
Kanyakumari.

5.The District Revenue Officer,
(Tsunami Relief & Rehabilitation)
Kanyakumari District,
Nagercoil.

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