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The Collector, Tiruvannamalai District & Others v/s P. Samundeswari & Another

    W.A. No. 476 of 2019 & C.M.P. No. 4200 of 2019

    Decided On, 28 February 2019

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE K.K. SASIDHARAN & THE HONOURABLE MR. JUSTICE P.D. AUDIKESAVALU

    For the Appellants: A. Sri Jayanthi, Special Government Pleader. For the Respondents: -----



Judgment Text

(Prayer: Writ Appeal filed under Clause 15 of Letter Patent, praying to set aside the order of the Learned Judge made in W.P. No. 33976 of 2012 dat

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ed 27.03.2018 and consequently dismiss the Writ Petition.)

P.D. Audikesavalu, J.

The intra-Court Appeal arises out of the order dated 27.03.2018 in W.P. No. 33976 of 2012 passed by the Learned Judge of this Court.

2. We have heard Mrs. A. Sri Jayanthi, Learned Special Government Pleader appearing on behalf of the Appellants and perused the materials placed on record, apart from the pleadings of the parties.

3. The Learned Special Government Pleader appearing for the Appellants contends that the First Respondent had suppressed the material facts regarding her financial status and by such deception had secured employment as Noon Meal Organizer in Melsembedu Village in 2012. The said contention has been elaborately considered by the Learned Judge in the order under appeal and has rightly come to the conclusion that the order of the First Respondent, which is impugned in the Writ Petition is contrary to the established principles of natural justice and the same is nothing but the colourable exercise of power. In that view of the matter, we do not find any reason to interfere with that well considered order and accordingly, we confirm the same.

4. In the result, the Writ Appeal is dismissed. No costs. Consequently, the connected Miscellaneous Petition is closed
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