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Dharmamurthi Rao Bahadur Culavala Cunnan Chetty's Charities v/s State of Tamil Nadu, rep. By its Secretary, (Tamil Development Culture and Religious Endowment) Fort St.George & Others

    W.P. No. 37548 of 2003 & W.P.M.P. No. 45588 of 2003
    Decided On, 15 April 2014
    At, High Court of Judicature at Madras
    By, THE HONOURABLE MR. JUSTICE M. JAICHANDREN & THE HONOURABLE MR. JUSTICE M. VENUGOPAL
    For the Petitioner: K. Venki for M/s. Rank Associates, Advocates. For the Respondents: R1 & R2, S. Kandasamy, Spl.G.P., R3, P.V. Arulpozhamnee, Advocate.


Judgment Text
(Prayer: Writ Petition filed under Article 226 of the Constitution of India, praying for writ of Certiorari to call for records relating to the proceedings of the 2nd Respondent/Joint Commissioner HR & CE Chennai, in N.K.2167/2001/E-1 dated 21.11.2003 in respect of the property bearing Old Door No.229 and New Door No.768 Poonamallee High Road, Kilpauk,Chennai 600 010 and quash the order.)

M. Jaichandren J.

1. Heard the learned counsel appearing on behalf of the petitioner and the learned counsel appearing for the respondents.

2. At this stage of the hearing of the Writ Petition, the learned counsel appearing on behalf of the third respondent had submitted that the Writ Petition has become infructuous, in view of the fact that the impugned order passed by the second respondent, dated 21.11.2003, was challenged by the petitioner before the Commissioner, Hindu Religious and Charitable Endowments Department, Chennai, under section 21 of the Hindu Religious and Charitable Endowments Act, 1959. The Revision Petition filed by the petitioner had been allowed by the Commissioner, Hindu Religious and Charitable Endowments Department, by his order, dated 04.04.2006, in R.P.No.203 of 2004.

3. The learned counsel appearing for the petitioner had not refuted the said submissions made by the learned counsel appearing on behalf of the third respondent.<

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br /> 4. Hence, the Writ Petition stands dismissed as infructuous. No costs. Consequently, connected Miscellaneous Petition is closed.
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