w w w . L a w y e r S e r v i c e s . i n



Mahindra Lifespace Developers Ltd., Rep.by its Authorized Signatory R. Eswaran v/s The Chairman and Managing Director, TANGEDCO, Chennai & Others


Company & Directors' Information:- MAHINDRA AND MAHINDRA LIMITED [Active] CIN = L65990MH1945PLC004558

Company & Directors' Information:- K V DEVELOPERS PRIVATE LIMITED [Active] CIN = U70102DL2012PTC241987

Company & Directors' Information:- A TO Z DEVELOPERS LIMITED [Active] CIN = U70200UP2007PLC034064

Company & Directors' Information:- D AND S DEVELOPERS PRIVATE LIMITED [Amalgamated] CIN = U45201DL2004PTC126849

Company & Directors' Information:- J G DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45200MH2006PTC158684

Company & Directors' Information:- I T DEVELOPERS PRIVATE LIMITED [Active] CIN = U45201DL2006PTC144738

Company & Directors' Information:- REP CORPORATION PRIVATE LIMITED [Strike Off] CIN = U26921TN2005PTC055138

Company & Directors' Information:- C S M DEVELOPERS PRIVATE LIMITED [Active] CIN = U04520MP2005PTC017927

Company & Directors' Information:- R K R DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45201KA2008PTC046539

Company & Directors' Information:- D N J DEVELOPERS PRIVATE LIMITED [Active] CIN = U70109AP2011PTC090762

Company & Directors' Information:- K K B DEVELOPERS PRIVATE LIMITED [Active] CIN = U70100MH2003PTC140111

Company & Directors' Information:- M C DEVELOPERS CO PRIVATE LIMITED [Active] CIN = U45201WB2005PTC103500

Company & Directors' Information:- B K DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45201KA2006PTC038528

Company & Directors' Information:- C L DEVELOPERS PVT LTD [Active] CIN = U45400WB1990PTC050024

Company & Directors' Information:- K K S DEVELOPERS INDIA PRIVATE LIMITED [Active] CIN = U45202UR2005PTC031113

Company & Directors' Information:- D B DEVELOPERS LIMITED [Active] CIN = U45202PN1999PLC013957

Company & Directors' Information:- A. M. DEVELOPERS (INDIA) PRIVATE LIMITED [Active] CIN = U70102KA2007PTC044101

Company & Directors' Information:- B R DEVELOPERS PRIVATE LIMITED. [Active] CIN = U45201AS2008PTC008562

Company & Directors' Information:- P P DEVELOPERS PVT LTD [Active] CIN = U70101WB1989PTC045879

Company & Directors' Information:- R D DEVELOPERS PVT LTD [Active] CIN = U45201WB1987PTC042181

Company & Directors' Information:- K R J DEVELOPERS PRIVATE LIMITED [Active] CIN = U67100TN2011PTC082403

Company & Directors' Information:- C S R DEVELOPERS PRIVATE LIMITED [Active] CIN = U70101WB2005PTC102513

Company & Directors' Information:- G R DEVELOPERS PVT LTD [Strike Off] CIN = U70109WB1995PTC074531

Company & Directors' Information:- M L DEVELOPERS PRIVATE LIMITED [Active] CIN = U45200MH2004PTC149835

Company & Directors' Information:- K S DEVELOPERS PRIVATE LIMITED [Converted to LLP] CIN = U45201DL2005PTC139269

Company & Directors' Information:- P A V DEVELOPERS PRIVATE LIMITED [Active] CIN = U45400UP2007PTC033209

Company & Directors' Information:- E D DEVELOPERS PRIVATE LIMITED [Active] CIN = U45400MH2011PTC216103

Company & Directors' Information:- N. C. DEVELOPERS PRIVATE LIMITED [Active] CIN = U70109PB2008PTC031764

Company & Directors' Information:- S K J DEVELOPERS PRIVATE LIMITED [Active] CIN = U70101WB1997PTC085004

Company & Directors' Information:- D V R DEVELOPERS PRIVATE LIMITED [Active] CIN = U74899DL1995PTC074520

Company & Directors' Information:- M D DEVELOPERS PRIVATE LIMITED [Active] CIN = U45201DL2002PTC117983

Company & Directors' Information:- P R DEVELOPERS PRIVATE LIMITED [Active] CIN = U70200UP2006PTC032443

Company & Directors' Information:- A V DEVELOPERS PRIVATE LIMITED [Active] CIN = U74899DL1994PTC062929

Company & Directors' Information:- M N DEVELOPERS PRIVATE LIMITED [Active] CIN = U45400DL2007PTC164779

Company & Directors' Information:- V S DEVELOPERS PRIVATE LIMITED [Active] CIN = U74899DL2000PTC105589

Company & Directors' Information:- V M DEVELOPERS PRIVATE LIMITED [Converted to LLP] CIN = U45201DL2004PTC130706

Company & Directors' Information:- V. A. DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45200DL2007PTC159386

Company & Directors' Information:- A K DEVELOPERS PVT LTD [Active] CIN = U70101WB1996PTC081098

Company & Directors' Information:- S G P DEVELOPERS PRIVATE LIMITED [Active] CIN = U70181DL2005PTC132775

Company & Directors' Information:- J P L DEVELOPERS PRIVATE LIMITED [Active] CIN = U74899DL1994PTC063657

Company & Directors' Information:- B M DEVELOPERS PRIVATE LIMITED [Active] CIN = U45400WB2007PTC114990

Company & Directors' Information:- H A DEVELOPERS PRIVATE LIMITED [Active] CIN = U45201DL1997PTC090629

Company & Directors' Information:- P M DEVELOPERS PRIVATE LIMITED [Active] CIN = U70102WB2006PTC107087

Company & Directors' Information:- T G DEVELOPERS PRIVATE LIMITED [Active] CIN = U45200MH1996PTC099741

Company & Directors' Information:- R J DEVELOPERS PRIVATE LIMITED [Active] CIN = U70200DL2011PTC215579

Company & Directors' Information:- S T DEVELOPERS COMPANY PVT LTD [Active] CIN = U70101WB1992PTC057111

Company & Directors' Information:- S P A DEVELOPERS PRIVATE LIMITED [Active] CIN = U70200WB2010PTC147306

Company & Directors' Information:- A. S. M. Z DEVELOPERS PRIVATE LIMITED [Active] CIN = U45400WB2010PTC144894

Company & Directors' Information:- C B DEVELOPERS PRIVATE LIMITED [Active] CIN = U70101WB1998PTC087986

Company & Directors' Information:- T & A DEVELOPERS PRIVATE LIMITED [Active] CIN = U70109DL2013PTC259387

Company & Directors' Information:- S. K. & S. K. DEVELOPERS PRIVATE LIMITED [Active] CIN = U45200MH2007PTC167510

Company & Directors' Information:- P G DEVELOPERS PRIVATE LIMITED [Active] CIN = U45200MH1996PTC099738

Company & Directors' Information:- N G DEVELOPERS PRIVATE LIMITED [Active] CIN = U70100MH1996PTC099694

Company & Directors' Information:- R B S DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45200TN2011PTC082253

Company & Directors' Information:- V P DEVELOPERS PRIVATE LIMITED [Active] CIN = U45203MP2007PTC019879

Company & Directors' Information:- J. S. T. DEVELOPERS PRIVATE LIMITED [Active] CIN = U70100HR2015PTC054780

Company & Directors' Information:- I. P. DEVELOPERS PRIVATE LIMITED [Active] CIN = U45400DL2009PTC194890

Company & Directors' Information:- K G DEVELOPERS PRIVATE LIMITED [Active] CIN = U45201WB1997PTC084096

Company & Directors' Information:- R P DEVELOPERS PRIVATE LIMITED [Active] CIN = U70101WB1997PTC084769

Company & Directors' Information:- A P M DEVELOPERS PRIVATE LIMITED [Active] CIN = U70109WB1998PTC086581

Company & Directors' Information:- D Y DEVELOPERS PRIVATE LIMITED [Active] CIN = U45201DL1996PTC084057

Company & Directors' Information:- S. R. K. DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45201DL1997PTC088685

Company & Directors' Information:- S A V DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45200PN2009PTC133464

Company & Directors' Information:- S M DEVELOPERS PVT. LTD. [Active] CIN = U70101WB1989PTC046737

Company & Directors' Information:- M H DEVELOPERS PVT LTD [Active] CIN = U45201WB2006PTC109466

Company & Directors' Information:- P S DEVELOPERS PVT LTD [Strike Off] CIN = U45202WB1990PTC050298

Company & Directors' Information:- S F G DEVELOPERS PRIVATE LIMITED [Active] CIN = U70101DL1997PTC089277

Company & Directors' Information:- D D DEVELOPERS PRIVATE LIMITED [Active] CIN = U70109BR2007PTC024290

Company & Directors' Information:- T C G DEVELOPERS PRIVATE LIMITED [Active] CIN = U45200MH2005PTC153314

Company & Directors' Information:- H R S DEVELOPERS LIMITED [Strike Off] CIN = U45209PB2010PLC033782

Company & Directors' Information:- A S DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45201MH2007PTC175008

Company & Directors' Information:- J A DEVELOPERS PRIVATE LIMITED [Active] CIN = U45202WB1999PTC090575

Company & Directors' Information:- M AND R DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45400JK2012PTC003492

Company & Directors' Information:- D G M DEVELOPERS PRIVATE LIMITED [Active] CIN = U45200HR2008PTC037623

Company & Directors' Information:- R R DEVELOPERS PVT LTD [Active] CIN = U45203TG1989PTC010727

Company & Directors' Information:- B S DEVELOPERS PRIVATE LIMITED [Converted to LLP] CIN = U45102MH2006PTC158721

Company & Directors' Information:- J. M. DEVELOPERS PRIVATE LIMITED [Active] CIN = U45200DL2007PTC159432

Company & Directors' Information:- M B DEVELOPERS PVT LTD [Strike Off] CIN = U70101WB1990PTC049368

Company & Directors' Information:- S. M. DEVELOPERS PVT. LTD. [Strike Off] CIN = U70102WB1995PTC072333

Company & Directors' Information:- N. A. K. DEVELOPERS PVT. LTD. [Strike Off] CIN = U45201WB1997PTC085737

Company & Directors' Information:- S G DEVELOPERS PRIVATE LIMITED [Active] CIN = U45400DL2008PTC178891

Company & Directors' Information:- G AND A DEVELOPERS PRIVATE LIMITED [Active] CIN = U45200MH2003PTC141220

Company & Directors' Information:- K K DEVELOPERS PRIVATE LIMITED [Active] CIN = U45400UP2007PTC034070

Company & Directors' Information:- M A DEVELOPERS PRIVATE LIMITED [Active] CIN = U45201MH2003PTC143483

Company & Directors' Information:- M N G DEVELOPERS PRIVATE LIMITED [Active] CIN = U45200MH1999PTC119682

Company & Directors' Information:- A R H DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45400UP2010PTC042708

Company & Directors' Information:- P S DEVELOPERS (INDIA) PRIVATE LIMITED [Active] CIN = U45200WB2007PTC113366

Company & Directors' Information:- P A DEVELOPERS PRIVATE LIMITED [Active] CIN = U45400WB2008PTC124648

Company & Directors' Information:- M. J. DEVELOPERS PRIVATE LIMITED [Active] CIN = U45400WB2011PTC166506

Company & Directors' Information:- G D DEVELOPERS PVT LTD [Active] CIN = U70101WB1988PTC043611

Company & Directors' Information:- M R DEVELOPERS PVT LTD [Active] CIN = U70101WB1995PTC072428

Company & Directors' Information:- G M DEVELOPERS PRIVATE LIMITED [Under Process of Striking Off] CIN = U45203AR2012PTC008356

Company & Directors' Information:- A C T DEVELOPERS PVT LTD [Active] CIN = U99999DL1980PTC011066

Company & Directors' Information:- A B P DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U70109DL1991PTC046395

Company & Directors' Information:- L R DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45201WB1997PTC084844

Company & Directors' Information:- P N DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45200MH1998PTC115864

Company & Directors' Information:- J L DEVELOPERS PVT LTD [Strike Off] CIN = U45201WB1980PTC032702

Company & Directors' Information:- M. H. DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45200DL2006PTC154692

Company & Directors' Information:- N B DEVELOPERS PVT LTD [Active] CIN = U70200WB1989PTC047650

Company & Directors' Information:- U R DEVELOPERS PVT LTD [Strike Off] CIN = U70100PB2006PTC029931

Company & Directors' Information:- V. S. S. DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45200PN2009PTC133322

Company & Directors' Information:- B A DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U70102WB2011PTC171325

Company & Directors' Information:- L N DEVELOPERS PRIVATE LIMITED [Active] CIN = U74899DL1988PTC030366

Company & Directors' Information:- R S DEVELOPERS PVT LTD [Active] CIN = U70101CH1990PTC010274

Company & Directors' Information:- R V DEVELOPERS PVT. LTD. [Strike Off] CIN = U70109DL1987PTC027442

Company & Directors' Information:- H V DEVELOPERS PRIVATE LIMITED [Active] CIN = U45201RJ2013PTC042066

Company & Directors' Information:- R. B. DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45203TN2011PTC080082

Company & Directors' Information:- I N R DEVELOPERS PRIVATE LIMITED [Active] CIN = U45400MH2014PTC254493

Company & Directors' Information:- S J DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U70100MH2005PTC150824

Company & Directors' Information:- V A R DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45200TN2007PTC063043

Company & Directors' Information:- N R F DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U70102UP2015PTC069317

Company & Directors' Information:- I A M DEVELOPERS PVT LTD [Strike Off] CIN = U70100CH2006PTC029844

Company & Directors' Information:- Y D DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45209DL2006PTC156682

Company & Directors' Information:- R N D DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45400DL2007PTC168299

Company & Directors' Information:- R G DEVELOPERS PRIVATE LIMITED [Active] CIN = U74899DL1988PTC031339

Company & Directors' Information:- G G DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U74899DL1994PTC056934

Company & Directors' Information:- C H S DEVELOPERS PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U74999DL2004PTC125035

Company & Directors' Information:- S E DEVELOPERS PRIVATE LIMITED [Active] CIN = U45201DL2004PTC123873

Company & Directors' Information:- H D DEVELOPERS PRIVATE LIMITED [Active] CIN = U70200DL2011PTC226043

Company & Directors' Information:- A P R DEVELOPERS PRIVATE LIMITED [Active] CIN = U74899DL1996PTC079445

Company & Directors' Information:- N A DEVELOPERS PRIVATE LIMITED [Active] CIN = U70109DL2006PTC152389

Company & Directors' Information:- D J M DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U70109DL2012PTC235950

Company & Directors' Information:- U P DEVELOPERS PRIVATE LIMITED [Active] CIN = U45200DL2010PTC209825

Company & Directors' Information:- M A M DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45200DL2012PTC232631

Company & Directors' Information:- B K M DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U45200DL2012PTC245107

Company & Directors' Information:- J J R M DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U70100DL2009PTC192808

Company & Directors' Information:- J D S DEVELOPERS PRIVATE LIMITED [Active] CIN = U70100DL2010PTC205989

Company & Directors' Information:- N R DEVELOPERS PRIVATE LIMITED [Active] CIN = U45200HR2013PTC049319

Company & Directors' Information:- L & D DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U70200HR2012PTC045485

Company & Directors' Information:- M & U DEVELOPERS PRIVATE LIMITED [Active] CIN = U70102GJ2012PTC069113

Company & Directors' Information:- D & C DEVELOPERS PRIVATE LIMITED [Active] CIN = U70101GJ2009PTC056789

Company & Directors' Information:- R N Y DEVELOPERS PRIVATE LIMITED [Active] CIN = U70200DL2020PTC369628

Company & Directors' Information:- L.T.D DEVELOPERS PRIVATE LIMITED [Active] CIN = U70109HR2017PTC069072

Company & Directors' Information:- A B H DEVELOPERS PRIVATE LIMITED [Strike Off] CIN = U70102KA2007PTC043132

    WP No. 8171 of 2020 & WMP Nos. 9719, 9720 & 9721 of 2020

    Decided On, 28 August 2020

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE N. ANAND VENKATESH

    For the Petitioner: R. Bharath Kumar, Advocate. For the Respondents: P.R. Dhilip Kumar, Standing Counsel.



Judgment Text


(Prayer: Writ petition filed under Article 226 of the Constitution of India praying for issuance of a writ of certiorarified mandamus calling for the records comprised in the proceedings in [i] Lr.No.AEE/O&M/PTM/F.New SS.Mahindra/D.No.136/18 dated 09.04.2018 issued by the 6th respondent, [ii] Lr.No. AEE/O&M/PTM/F.NewSS /D.No.424/2018 dated 24.12.2018 issued by the 6th respondent ; [iii] Lr. No. SE/CEDC/West/AEE/DEV/AE.II/F.Land/D.1491/2018-19 dated 09.01.2019 issued by the 4th respondent ; [iv] Lr.No.EE/O&M/Avadi/AE.R.46/F.Mahindra/D.Camp/19 dated 04.04.2019 issued by the 5th respondent and [v] Lr.No.SE/CEDC/West/AEE/DEV/AE.II/F.Land/D.73/2019-20 dated 12.04.2019 issued by the 4th respondent and quash the same and consequently direct the respondents 4 to 6 to effect single phase service connection to the petitioner’s project in terms of clause 5[d] of the 1st respondent’s proceedings without insisting upon the petitioner to provide lands for sub-station.)

1. This writ petition has been filed challenging various impugned letters issued by respondents 4 to 6 and for a consequential direction to respondents 4 to 6 to effect a Single Phase Service Connection to the flats constructed by the petitioner Company.

2. The petitioner is a Company involved in Real Estate and Infrastructure Development. The petitioner ventured into a Housing Project after purchasing huge extent of land and applied for grant of approval for group development for residential-cum-commercial usage. The petitioner also executed necessary Gift Deeds in favour of the authority. The Planning Permission was granted in favour of the petitioner on 09.05.2014 for construction of residential buildings comprising of 8 blocks. The petitioner constructed Single Bedroom and Double Bedroom Apartments and attempted to make it as an affordable Housing Project. The petitioner also applied for Single Phase Service Connection for the Apartments with a load capacity not exceeding 3 KW or 3.3 KVA.

3. The petitioner initially completed construction in 6 Blocks with 604 Dwelling Units including the common area by providing for 6 Distribution Transformers. It is claimed by the petitioner that respondents 4 to 6 are providing a load capacity of 750KVA to cater to 604 Apartments.

4. The further case of the petitioner is that they completed the construction in the remaining 2 Blocks also with 232 Dwelling Units. The petitioner approached respondents 4 to 6 to effect Single Phase Service Connection for the 232 Dwelling Units. The respondents 4 to 6 refused to provide Single Phase Service Connection and insisted for providing only Three Phase Service Connection and directed the petitioner to allot space for establishment of a Sub-station since the total demand exceeds 5MVA / 150KW. Aggrieved by the same, the present writ petition has been filed before this Court.

5. When the writ petition was pending, the petitioner filed an Undertaking Affidavit on 24.07.2020 by undertaking that they will acquire 400 sq.m. of land approved by the respondents at the petitioner’s cost and expenses for establishing a Sub-station. This Affidavit of Undertaking was taken on file by this Court on 30.07.2020. Subsequently, a Memo was filed by the petitioner on 14.08.2020, withdrawing the Undertaking Affidavit and the learned counsel appearing for the petitioner stated that the petitioner will contest the writ petition on merits. This Court accepted the said Memo and posted the case for final hearing.

6. The 4th respondent has filed a counter affidavit. The relevant portions in the counter affidavit are extracted hereunder:-

“10 The petitioner had obtaining planning permission for construction of stilt + 4 floors of 8 blocks and ground + 3 Floors of 4 blocks totaling 12 blocks with a totaling of 1260 Nos.dwelling units with shops at Paruthipet Village, Avadi, Chennai. Out of the 1260 Nos. dwelling units, electricity service connections were already effected to 604 Nos.dwelling units and the balance 656 Nos. dwelling units are to be electrified further. The consumer now requests single phase electricity service connections to the 232 Nos. dwelling units. The existing 110/11KV Ayapakkam sub-station near to the project site has already reached the peak demand and the sub-station capacty is not sufficient to cater the need of the entire project site. The other sub-station located in Tiruverkadu area also reached its peak demand and cannot supply the project of the petitioner. The only way to feed the petitioner’s project site is by establishing 33/11KV sub-station in the project premises.

11 I further respectfully submit that the connected load details claimed by the petitioner are incorrect and imaginative. The dwelling units of the petitioner’s project have the electrical wiring and points for more than 4KW of loads. As per the Regulation 26 of the said Tamil Nadu Electricity Distribution Code stated above, only 3 phase electrical connections can be effected to the said dwelling units and on effecting the 3 phase service connections, the total combined load of the project would be more than 5MVA.

12 I respectfully submit that as per the TANGEDCO’s proceedings issued vide [Per] CMD Proceedings No.481, dated 11.09.2017, the total demand of the project works out to 6.48 MVA. Therefore, it is respectfully submitted that the petitioner has to earmark at least 400 SQM of land for establishment of 33/11 KV Sub-Station in their project premises.

13 I respectfully submit that the already effected 604 Nos. service connections prior to the issuance of the proceedings No.481, dated 11.09.2017 in 1289.2KW which is the sum of actual registered load of the flats/units in the said residential development. After implication of CMD Proceedings No.481 dated 11.09.2017, to adopt uniform assessment depending on the size of unit, the demand assessment for 232 Nos. domestic service connections for Block D&F works to 1568.8KW and the future anticipated load for the balance dwelling units in Block A,B,C and G works out to 2975.2 KW. The sum of already service effected load prior to issuance of Proceedings No.481 dt.11.09.2017 and now proposed load including future load as per standardized loads [Per] [CMD] Proceedings works out to 5833.2KW or 6.48MVA. Hence, the demand estimation arrived is in compliance with load prescribed for each flats/units and as such the contention of the petitioner that the demand assessment is contrary to the proceedings of the 1st respondent is incorrect.

14 It is respectfully submit that while assessing the connected load and the total demand details, the field officials shall consider the loads that will be incident in the near future and that of the existing loads in the premises of the applicant insofar as the building projects with 1BHK/22BHK flats are concerned on-site inspection of the flats/dwelling units, the Purchaser/occupier of the already sold units have 2 Nos. air conditioned units with load of 3 KW or 4.5 KW Air Conditioners and Geyser with 2 KW loads apart from other basic general loads such as Lighting loads, Fridge, TV, Washing machine, heating appliances, water purifier, micro oven, induction stove etc. Therefore, it is stated that on occupation of the flat owners, the actual load will be doubled as against their applied load exceeding 4KW for which only 3 phase service connection will be required in future and TANGEDCO cannot refuse 3 phase connection to any individual applicant at later date for conversion of single phase into three phase.

15 I respectfully submit that if single phase service connections were effected to all dwelling units without obtaining land for establishment of 33/11 KV Sub-station, the TANGEDCO would not be in the position to effect 3 phase supply to the individual occupants in future.’’

7. Mr.R.Bharath Kumar, learned counsel appearing on behalf of the petitioner submitted that the petitioner had applied for a Single Phase Service Connection and in fact, after completion of the construction of the first 6 Blocks containing 604 Dwelling Units and for the common area, the respondents provided Single Phase Connection. The learned counsel submitted that 6 Distribution Transformers were located within the Project Site and the load capacity towards the 604 Dwelling Units only works out to 0.75 MVA. Therefore, the respondents ought to have considered the request made by the petitioner after completion of the remaining 2 Blocks only for providing Single Phase Service Connection to the balance 232 Dwelling Units.

8. The learned counsel brought to the notice of this Court, the proceedings dated 11.09.2017 which deals with the provision of space for establishment of Sub-station by the Developers of the Group Housing. The learned counsel further submitted that Clause 5[d] of the proceedings alone will apply to the petitioner and whereas, the respondents are insisting to apply Clause 5[c]. The learned counsel submitted that the respondents will have to treat the 232 Dwelling Units in the same manner as they treated the 604 Dwelling Units for which, Single Phase Service Connection was given and the respondents cannot anticipate a future demand and compel the petitioner to provide for a space for establishment of a Sub-station on the ground that the total demand will exceed 5MVA.

9. The learned counsel for the petitioner submitted that the TANGEDCO has come up with the subsequent proceedings dated 31.07.2020 and the earlier proceedings have been altered to the effect that the space for establishment of a Sub-station is mandatory where the total demand of the Project exceeds 5MVA or the total area of construction is 30,000 sq.m. and above. The learned counsel submitted that the proceedings itself clarify that it will not apply where the Planning Permission has been obtained before 29.01.2020. The learned counsel further submitted that the later proceedings will not apply to the petitioner since the Planning Permission was obtained in the year 2014 itself. The learned counsel appearing for the petitioner, therefore, submitted that the respondents cannot insist for a space for establishment of a Sub-station as a pre-condition for providing electricity connection for the remaining 232 Dwelling Units.

10. Per contra, Mr.P.R.Dhilip Kumar, learned Standing counsel appearing on behalf of the respondents submitted that the existing Sub-station near the Project Site has already reached its peak demand and similarly, the other Sub-station located in Tiruverkadu, has also reached its peak demand and therefore, the respondents are not in a position to cater to the needs of the entire Project Site. The learned counsel submitted that the only way to feed the petitioner’s Project Site was by establishing a Sub-station in the Project premises. The learned counsel heavily relied upon the contentions raised in the counter affidavit and submitted that the petitioner has to earmark at least 400 sq.m., of land for establishment of a Sub-station and the Department will have to necessarily take into consideration, the anticipated future demand and it cannot confine itself to the demand made at the time of making the application. The learned Standing counsel submitted that the establishment of a Sub-station is very essential to cater to the needs of the Dwelling Units and it will also help the Department to effect 3 Phase Service Connection when it is demanded in future. The decision was taken by the respondents by taking into account the safety of all those who are going to occupy the Dwelling Units and the Department does not want any mishap to take place as and when the demand increases, considering the size of the Project.

11. This Court has carefully considered the submissions made on either side and the materials available on record.

12. There is no dispute with regard to the fact that the petitioner had applied for Single Phase Service Connection for all the Dwelling Units and the petitioner assessed the total demand / load not to exceed 5MVA. The petitioner, initially completed 6 Blocks which contained 604 Dwelling Units and the respondents effected Single Phase Service Connection for all the 604 Dwelling Units and common areas by providing 6 Distribution Transformers within the Project Site.

13. It will be relevant to take note of Regulation 29 of the Distribution Code, 2004, which deals with the requirement to put up the Service Lines. Regulation 29[12][ii] deals with providing space for establishment of a Sub-Station/Switching Station in places of Group Housing, where the total demand exceeds 5MVA.

14. A careful reading of the counter affidavit filed by the 4th respondent shows that the existing two Sub-stations have already reached their peak demand and they cannot cater to the need of the Project Site. The officials of the Department on assessing the Dwelling Units and examining the electrical wiring and the electrical points given to each Dwelling Unit, have come to a conclusion that only a 3 Phase Electrical Connection can be effected. Therefore, while issuing the impugned proceedings dated 11.09.2017, the respondents assessed the total demand of the Project as 6.48 MVA. Therefore, they insisted the petitioner to earmark at least 400 sq.m. of land for establishment of 33/11KV Sub Station in the Project premises. The respondents thought that this Sub-station will be required since they also took into consideration, the future anticipated load.

15. The petitioner has filed a rejoinder to the counter filed by the 4th respondent and stated that the TANGEDCO cannot consider the future demands at this point of time and that cannot be a ground for not processing the applications submitted by the petitioner. It is also stated that the electrical infrastructure provided in the Project will only cater to Single Phase Service Connection and therefore, the respondents cannot insist for a 3 Phase Service Connection and thereby, force the petitioner to provide space for establishing a Sub Station.

16. The petitioner initially had made an offer to acquire 400 sq.m., of land approved by the respondents at the petitioner’s cost and expense for establishing the Sub-station. An Affidavit of Undertaking was also filed before this Court to that effect and the petitioner undertook to acquire the lands within one year and later, transfer the same to TANGEDCO by way of a Gift Deed. However, the petitioner, later thought it fit to withdraw the Affidavit of Undertaking.

17. It is important to bear in mind that the petitioner, after completion of the Pro

Please Login To View The Full Judgment!

ject, will move out of the Site and thereafter, those who are residing in the Dwelling Units will have to manage the show. The respondents have, therefore, rightly taken into consideration the future anticipated load also. When some of the persons in the Dwelling Units demand for a 3 Phase Service Connection, the respondents must be in a position to provide the same and therefore, necessary provision must be made for the future anticipated load. This is more so, considering the size of the Project which will contain 1260 Dwelling Units. The respondents have also taken a very categoric stand that the available Sub-stations have already reached their peak demand and they cannot supply for the entire Project Site. This Court does not find any illegality or violation of the Regulations in the decision taken by the respondents. The respondents anticipated that the total demand of the Project including the future anticipated load works out to 6.48 MVA and therefore, the respondents have rightly directed the petitioner to provide for space to establish a Sub-station. This is a requirement under Regulation 29[12][ii] of the Tamil Nadu Electricity Distribution Code, 2004. 18. In view of the above discussion, this Court does not find any ground to interfere with the impugned letters issued by respondents 4 to 6 and the petitioner is directed to cooperate with the respondents in getting a Sub-station established to cater to the needs of the Dwelling Units in the Project Site. 19. In the result, the writ petition stands dismissed. No costs. Consequently, the connected miscellaneous petitions are closed.
O R







Judgements of Similar Parties

08-10-2020 C. Rajakumari & Another Versus The State of Tamil Nadu, Rep. by the Secretary to Government, Department of Industries (MIA), Chennai & Others High Court of Judicature at Madras
07-10-2020 M/s. Thamraparni Enterprises, Rep. by its Partner K.S. Sundaram Versus M/s. Simpson and Company Ltd., Rep. by its Deputy General Manager, Chennai High Court of Judicature at Madras
06-10-2020 State of kerala, Rep. by Tahsildar, Kothamangalam Versus The Secretary, Nirmalgram Vannith Dairy Central Society Keerampara, Kothamangalam & Others High Court of Kerala
05-10-2020 M/s. CEE DEE Yes IT Parks Ltd., Rep. By its Managing Director, Chennai Versus The Reserve Bank of India, Department of Banking Supervision, Represented by its Chief General manager-in-charge, Mumbai & Others High Court of Judicature at Madras
05-10-2020 A. Mohammed Ataulla & Others Versus The State of Karnataka, Rep. by the SPP, Bangalore & Another High Court of Karnataka
01-10-2020 Naveen Versus The State of Karnataka, Rep. by SPP, Dharwad & Another High Court of Karnataka Circuit Bench At Dharwad
01-10-2020 Ujwala Prasad & Others Versus New India Assurance Company Ltd., Rep. by Division Manager & Others High Court of Karnataka
01-10-2020 Ujwala Prasad & Others Versus New India Assurance Company Ltd., Rep. by Division Manager & Others High Court of Karnataka
30-09-2020 M/s. Taneja Developers & Infrastructure Ltd., New Delhi Versus Col. B.S. Goraya National Consumer Disputes Redressal Commission NCDRC
30-09-2020 M/s. Desai Developers & Builders Pvt. Ltd., Maharashtra Versus Shree Sainath Co-Op. Housing Society Ltd., Mumbai & Another National Consumer Disputes Redressal Commission NCDRC
29-09-2020 Yashwanth @ Yashavant Versus The State of Karnataka, Rep. by Addl. State Public Prosecutor, Dharwad High Court of Karnataka Circuit Bench At Dharwad
25-09-2020 Neyveli Lignite Corporation Limited, (Presently NLC India Limited), Rep. by its General Manager (Contracts) Corporate Office, Neyveli Versus M/s. TENOVA India Pvt. Ltd., Alwarpet & Others High Court of Judicature at Madras
25-09-2020 Mallappa & Another Versus The State of Karnataka, Rep. by State Public Prosecutor, Dharwad High Court of Karnataka Circuit Bench At Dharwad
24-09-2020 Yogesh Agarwal & Others Versus State of Karnataka, Rep. herein by: The Investigation Officer Cyber Crime Police Station (CID), Bengaluru & Another High Court of Karnataka
24-09-2020 Raghavan & Another Versus State of Kerala Rep. by Chief Secretary, Thiruvananthapuram & Others High Court of Kerala
23-09-2020 Maharudragouda Versus The State of Karnataka, Rep. by Ranebennur Town Police, Dharwad High Court of Karnataka Circuit Bench At Dharwad
23-09-2020 Rajegowda @ Guruswamy & Another Versus State of Karnataka, Rep. by its State Public Prosecutor, Bangalore & Another High Court of Karnataka
23-09-2020 C.M. Gadha & Another Versus Bar Council of India, New Delhi, Rep. by Its Secretary & Others High Court of Kerala
23-09-2020 Nagalakshmi (died) & Another Versus Sivaprakasam, Rep.by his Power Agent and his wife Senthamil Selvi High Court of Judicature at Madras
23-09-2020 Heer A. Rajani, Rep. by her Power of Attorney Amit M. Rajani Versus M.M. Syed Sikkander, Proprietor: M/s. Syed Bearing Centre, Chennai High Court of Judicature at Madras
23-09-2020 Tousif Versus The State of Karnataka, Rep. by Addl. State Public Prosecutor, Dharwad & Another High Court of Karnataka Circuit Bench At Dharwad
22-09-2020 Ramesh Versus The State of Karnataka, Rep. by its State Public Prosecutor, Dharwad High Court of Karnataka Circuit Bench At Dharwad
21-09-2020 Shivanand Versus The State of Karnataka, Rep. by its Secretary Dept. of Revenue, Bengaluru & Others High Court of Karnataka
21-09-2020 Yellappa Versus The Management of NWKRTC, Rep. by its Divisional Controller, Gadag High Court of Karnataka Circuit Bench At Dharwad
21-09-2020 Jantra Wanida & Others Versus State of Karnataka, Rep. by SPP, Bengaluru & Others High Court of Karnataka
19-09-2020 National Investigation Agency Chikoti Garden, Begumpet, Hyderabad, Rep. by A.G. Kaiser Versus Vinay Talekar & Others In the High Court of Bombay at Goa
18-09-2020 B. Ramamoorthy & Another Versus The State of Tamil Nadu, Rep. by its Secretary, Legislative Assembly Secretariat, Chennai & Others High Court of Judicature at Madras
18-09-2020 Thankappan Pillai Versus State of Kerala, Rep. by The Public Prosecutor, High Court of Kerala High Court of Kerala
18-09-2020 M/s. Standard Metalloys Private Limited, through its Authorised Signatory Sumit Tripathi Versus Union of India Rep. by its Secretary, Ministry of Mines & Others High Court of Andhra Pradesh
17-09-2020 Vangamudi Kasimayan, Kurnool DT. Versus State of AP., rep PP. High Court of Andhra Pradesh
17-09-2020 Anandi Versus State, Rep. by The Public Prosecutor, High Court of Kerala, Ernakulam & Another High Court of Kerala
17-09-2020 Mahasamy Versus Minor Prakash, Rep. By his father & natural guardian Rajendran, Tiruppur & Another High Court of Judicature at Madras
16-09-2020 R. Pradeep Versus State of Karnataka, Rep. by The Public Prosecutor, Bangalore High Court of Karnataka
15-09-2020 Makdum @ Makdum Shariff Versus State of Karnataka, Rep. by HCGP, Bangalore High Court of Karnataka
15-09-2020 P.C. Latha & Others Versus State of Kerala, Rep. by The Public Prosecutor, High Court of Kerala, Ernakulam & Others High Court of Kerala
14-09-2020 Sapna Chouhan & Another Versus State, Rep. by Public Prosecutor, Bengaluru High Court of Karnataka
14-09-2020 Zameer Versus State of Karnataka, Rep. by State Public Prosecutor, Bangalore High Court of Karnataka
14-09-2020 Dr. Varghese Perayil Versus The Election Commission of India, New Delhi, Rep. by Its Secretary & Others High Court of Kerala
14-09-2020 Tamil Nadu Atomic Power Employees Union (A Government of India Enterprise), Rep.by its President, Kanchipuram Versus Nuclear Power Corporation of India Ltd., (A Government of India Enterprise), Rep.by its Senior Manager(Personal & Industrial Relations), Madras Atomic Power Station, Kanchipuram High Court of Judicature at Madras
14-09-2020 Kuruva Muliniti Lakshmana, Kurnool DT. Versus State of AP., Rep. PP. Hyd. High Court of Andhra Pradesh
14-09-2020 Tuticorin Stevedores' Association, Rep.by its Secretary, Tuticorin Versus The Government of India, Rep.by its Secretary, Ministry of Shipping, New Delhi & Others Before the Madurai Bench of Madras High Court
11-09-2020 Mukund Versus The State of Karnataka, Rep. by its Secretary, Bengaluru & Others High Court of Karnataka Circuit Bench At Dharwad
11-09-2020 B.S. Yediyurappa Versus State of Karnataka, Rep. by State Public Prosecutor, Dharwad & Another High Court of Karnataka Circuit Bench At Dharwad
11-09-2020 M/s. S.M. Cement Industries Rep. By One of Its Partners Namely, Manoj Sureka, Assam Versus Power Distribution Company Ltd. & Others High Court of Gauhati
11-09-2020 Shyam Investments, Rep. by its Partner Nina Reddy & Another Versus Masti Health & Beauty Pvt. Ltd., Hyderabad High Court of Judicature at Madras
11-09-2020 Amarendra Bhagawati Versus The State of Assam Rep. By The Comm. & Secy., Deptt. of Excise, Govt. of Assam, Dispur, Ghy.-06 & Others High Court of Gauhati
10-09-2020 G. Chitra Poornima & Others Versus State of Karnataka, Rep. by Under Secretary Revenue Department & Others High Court of Karnataka
10-09-2020 Punitha Versus State by Turuvekere Police Turuvekere, Rep. by SPP, Bengaluru High Court of Karnataka
10-09-2020 Raina Begum Versus The Union of India Rep. By The Comm & Secy. to The Govt. of India, Home Deptt., New Delhi-01, India & Others High Court of Gauhati
10-09-2020 A. Sudharani Versus The State of Andhra Pradesh, Rep., by its Principal Secretary, Civil Supplies Department, Velagapudi, Guntur District & Others High Court of Andhra Pradesh
10-09-2020 K. Ravishankar Versus State of Tamil Nadu, Rep. by the Additional Chief Secretary to Government, Home, Prohibition & Excise Department, Chennai & Others Before the Madurai Bench of Madras High Court
09-09-2020 Santosh @ Sada Mahadev Chand Rakodi Versus The State of Karnataka, Rep. by SPP, Dharwad High Court of Karnataka Circuit Bench At Dharwad
09-09-2020 Padmavathi Hospitality and Facilities Management Service, Rep. by its Authorized Representative J. Anjananandan Versus The Tamil Nadu Medical Service Corporation, (A Government of Tamil Nadu undertaking), Chennai & Others High Court of Judicature at Madras
09-09-2020 R. Bharaneeswaran Versus The Government of Tamil Nadu, Rep. by its Secretary, School Education Department, Chennai & Others High Court of Judicature at Madras
08-09-2020 The State of Tamil Nadu, Rep. by the Collector of the Nilgiris, Udhagamandalam Versus Janaki High Court of Judicature at Madras
08-09-2020 Jai Bharath College of Management & Engineering Technology, Rep. by Its Chairman, Ernakulam & Others Versus The State of Kerala, Rep. by Its Secretary to Government, Higher Education Department, Trivandrum & Others High Court of Kerala
08-09-2020 S. Jagannatha Rao Versus Air India Limited, Rep. by its Chairman and Managing Director, New Delhi & Others High Court of Judicature at Madras
07-09-2020 Sir Venkatramanaswamy Blue Metals, Rep by its Managing Partner, M. Sivanandam & Another Versus The Assistant Commissioner, Karur & Others High Court of Judicature at Madras
07-09-2020 The Tamil Nadu Public Service Commission Rep. by its Secretary, Chennai Versus P. Muthian High Court of Judicature at Madras
04-09-2020 Y. Devadas Versus State of Telangana, Rep., by Special Chief Secretary, Education Dept., Government of Telangana & Another High Court of for the State of Telangana
04-09-2020 K. Ebnezer Versus The State of Telangana, rep by its Principal Secretary to Government, Home Department, Secretariat, Hyderabad & Others High Court of for the State of Telangana
04-09-2020 Saluvadi Sumalatha Versus The Telangana Residential Educational Institutions Recruitment Board (TREI-RB) rep., by its, Executive Officer (Convenor) & Another High Court of for the State of Telangana
04-09-2020 Alfadul Sobhi & Another Versus State of Karnataka, Rep. by its State Public Prosecutor, Bengaluru High Court of Karnataka
04-09-2020 Natarajan Versus The State of Tamil Nadu, Rep by its Secretary to Govt. Dept. of Municipal Admin & Water Supply, City V, Chennai & Others High Court of Judicature at Madras
04-09-2020 K. Ravi Versus The Government of Tamil Nadu, Rep. by its Secretary, Department of Labour & Employment, Chennai & Others High Court of Judicature at Madras
03-09-2020 B. Rajesh & Another Versus Union of India, Rep. by its Ministry of Corporate Affairs, New Delhi & Others High Court of Judicature at Madras
03-09-2020 Tamil Nadu Uniformed Services Recruitment Board, Rep. by its Member Secretary, Chennai. Another Versus S. Manikandan High Court of Judicature at Madras
03-09-2020 Kothapalli Govinda Rajulu Versus The State of Andhra Pradesh, Rep. by its Principal Secretary, Endowment Department, Secretariat, Velagapudi & Others High Court of Andhra Pradesh
03-09-2020 Taba Tagar Versus The State of Arunachal Pradesh Rep. By Its Chief Secretary to the Govt. of Arunachal Pradesh Itanagar, Arunachal Pradesh & Others High Court of Gauhati
03-09-2020 Meharaj @ Meharaj Begum Versus State by K.G. Halli P.S., Rep. by Government Pleader High Court of Karnataka
03-09-2020 F. Srilekha & Another Versus State of Karnataka, Rep. by S.P.P., Bengaluru High Court of Karnataka
03-09-2020 Yedla Babulu & Others Versus State of Telangana rep. by its Principal Secretary, Revenue Department (J.A & L.A), T.S. Secretariat Buildings, Hyderabad & Others High Court of for the State of Telangana
03-09-2020 M. Ravi & Others Versus State by Vishwanathapura P.S., Rep. by SPP, Bengaluru & Another High Court of Karnataka
02-09-2020 G.C. Kishor Kumar Versus Karnataka State Handicrafts Development Corporation Ltd., Rep. by its Managing Director, Bengaluru & Others High Court of Karnataka
02-09-2020 All India Union Bank Officer, Staff Association Rep. by its General Secretary, AIBOA, Chennai Versus Brajeshwar Sharma, The Chief General Manager(HR) Union Bank of India, Mumbai High Court of Judicature at Madras
02-09-2020 Philip Stephen Versus The State of Karnataka, Rep. by its Principal Secretary Revenue Department, Bangalore & Others High Court of Karnataka
01-09-2020 M/s Elgi Equipments Ltd., Rep.by its company Secretary, S. Raveendar, Coimbatore Versus M/s Kurichi New Town Development Authority Rep.by its Member Secretary, Kurichi, Coimbatore & Another High Court of Judicature at Madras
01-09-2020 M/s. United India Insurance Co. Ltd., Rep. By its Divisional Manager, Arani Versus Raja & Others High Court of Judicature at Madras
01-09-2020 Pavai Varam Educational Trust Established and Administering, Paavai College of Pharmacy and Research, Rep. by Chairman V. Natarajan Versus The Pharmacy Council of India, Represented by the Secretary cum Registrar, New Delhi High Court of Judicature at Madras
01-09-2020 Vazhuvoor Ravi Versus The State of TamilNadu, Rep.by the Chief Secretary, Chennai & Others High Court of Judicature at Madras
31-08-2020 M/s. AAF India Private Limited, Rep. by its Authorised Signatory Jagruti Mursenia Versus M/s. KBR Industries, Represented by its Partner High Court of Karnataka
31-08-2020 M/s. Kaveri Associates, Rep. by its Managing Partner, Rishabchand Bhansali Versus The Assistant Commissioner of Income Tax Circle 5(1), Bangalore High Court of Karnataka
28-08-2020 M/s. Anish Orchardes Private Ltd. Rep. by its Director S. Bhavani & Others Versus The Official Liquidator, High Court, Madras as Provisional Liquidator of Maxworth Orchards (India) Ltd. Orchards (India) Ltd. Rep. by Administrator K. Alagiriswami & Others High Court of Judicature at Madras
28-08-2020 K.V. Sayan & Another Versus The State rep. By Inspector of Police, Kotagiri Police Station, The Nilgiris & Another High Court of Judicature at Madras
28-08-2020 M/S Ambience Infrastructure Private Limited (Now Known As) Ambience Developers And Infrastructure Pvt Ltd. & Another Versus Ambience Island Apartment Owners & Others Supreme Court of India
28-08-2020 Chandan @ Abcd Chandan Versus State of Karnataka, Rep. by the State Public Prosecutor, Benglauru High Court of Karnataka
28-08-2020 M/s Urban Systems Versus The Union of India Rep. By The Secretary To The Govt of India, Min of Finance, Deptt of Revenue Central Board of Indirect Taxes And Customs, North Block, New Delhi & Others High Court of Gauhati
28-08-2020 Karnataka Professional Colleges Foundation Rep. by its Secretary R.V. Govinda Rao & Others Versus State of Karnataka, Represented by its Principal Secretary & Others High Court of Karnataka
28-08-2020 Ponnayal & Others Versus The State of Tamil Nadu, Rep.by the Additional Chief Secretary, Highways & Minor Ports Department, Chennai & Others High Court of Judicature at Madras
28-08-2020 Shifa Khairun Versus The Government of Tamil Nadu, Rep.by its Secretary to the Government, Health & Family Welfare Department, Chennai & Others High Court of Judicature at Madras
27-08-2020 Phatik Sonowal Versus State Of Assam Rep. By The Comm. & Secy. To The Govt. of Assam, Education (Elementary), Gauhati & Others High Court of Gauhati
27-08-2020 Poornachandrakala Versus The State of Tamil Nadu, Rep. by its Secretary to Government, Department of Collegiate Education, Chennai & Others Before the Madurai Bench of Madras High Court
27-08-2020 Mohammed Anees Versus The State of Karnataka, Rep. by SPP, Bengaluru High Court of Karnataka
27-08-2020 Bhimsen Tyagi Versus The State of Telangana, Rep. by its Principal Secretary to Government (Poll), Home Department Secretariat, Hyderabad & Another High Court of for the State of Telangana
27-08-2020 Master Vinay Bharadwaj, Rep. by his Father & Natural Guardian D.R. Shivakumar Versus M/s. United India Insurance Company Limited, Bangalore & Another High Court of Karnataka
27-08-2020 M/s. Web International Cargo Ltd., Rep. by its proprietor Srinivas P. Bhat Versus M/s. Magnum Logistics Ltd., Rep. by its Director, Jayaram High Court of Karnataka
27-08-2020 Praveena @ Itachi Versus The State of Karnataka, Rep. by Kamakshipalya Police Station, Rep. by its State Public Prosecutor, Bangalore High Court of Karnataka
27-08-2020 Pradeepa Versus The State of Karnataka, Rep. by State Public Prosecutor, Bangalore High Court of Karnataka
27-08-2020 Pradeep Versus State of Karnataka, Rep. by State Public Prosecutor High Court of Karnataka
26-08-2020 Thankappan Adishar & Others Versus Panayanarkavu Temple Trust, Rep. by Its President, Sankaranarayana Pillai @ Kochukuttan & Others High Court of Kerala