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M/s. Bhagatsingh Computer Furniture, Madurai & Another v/s The Commercial Tax Officer- I, Madurai & Another

    W.P(MD). Nos. 14968 & 14969 of 2013 & M.P. (MD). No. 1 of 2013
    Decided On, 20 February 2015
    At, Before the Madurai Bench of Madras High Court
    By, THE HONOURABLE MR. JUSTICE B. RAJENDRAN
    For the Petitioner: No appearance. For the Respondents: A. Muthukaruppan, Additional Government Pleader.


Judgment Text
(Prayer: W.P(MD).No.14968 of 2013Writ Petition filed under Article 226 of the Constitution of Indiafor the issuance of a Writ of Mandamus directing the first respondent to return back the Bank of India, SS Colony Branch, cheque No.000501 dated 10.07.2013 which was wrongly collected from the petitioner.

W.P.(MD).No.14969 of 2013:-Writ Petition filed under Article 226 of the Constitution of Indiafor the issuance of a Writ of Mandamus directing the first respondent to return back the Bank of India, SS Colony Branch, cheque No.000269 dated 26.08.2013 which was wrongly collected from the petitioner.)

Common Order

1. The prayer in these Writ Petitionsare for Writs of Mandamus directing the first respondent to return back the Bank of India, SS Colony Branch, cheque Nos.000501 and No.000269 dated 10.07.2013 and 26.08.2013 respectively which was wrongly collected from the petitioners.

2. Today, when the matter is taken-up for hearing, the learned Additional Government Pleader submitted that the cheques stated supra has not been encashed so far, as an interim order of status quo is operating against the respondents. However, he fairly conceded that a personal opportunity of hearing would be provided to the petitioner firm to substantiate their claim and appropriate order will be passed, thereon, within a period of six weeks from the date of receipt of a copy of this order.

3. Recording the submis

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sion of the learned Additional Government Pleader, these Writ Petitions stand closed. No costs. Consequently, the connected miscellaneous petition is closed.
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