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Jayaseeli Rajendran v/s R. Ravichandiran, The Executive Engineer, Zone-14

    Contp. No. 3043 of 2014

    Decided On, 23 June 2015

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE SATISH K. AGNIHOTRI & THE HONOURABLE MR. JUSTICE M. VENUGOPAL

    For the Petitioner: Mani, G. Justin, Advocates. For the Respondent: K. Soundarajan, Standing counsel for Corporation.



Judgment Text

(Prayer: Contempt Petition filed under Section 11 of the Contempt of Courts Act, to punish the Respondent for wilfully disobeying the order of this Court dated 22.01.2013 made in W.P.No.31184 of 2012.)

M. Venugopal, J.

It is represented before this Court that in regard to the initiation of enforcement action as per Law for demolition of the illegal construction in issue, an interim stay order has been granted by the State Government. As such, this Court opines that nothing survives for adjudication in the present Contempt Petition

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. Accordingly, the Contempt Petition is closed. No costs.
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