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M/s. C.S. Garments & Another v/s The Assistant Commissioner (CT), Tirupur

    Writ Petition No.26028 of 2012, 26063 of 2012
    Decided On, 12 October 2012
    At, High Court of Judicature at Madras
    By, THE HONOURABLE MR. JUSTICE M. JAICHANDREN
    For the Petitioner: MD. Ghafoorur Rahman, Advocate. For the Respondent: S. Kanmani Annamalai, Government Advocate (Taxes).


Judgment Text
(Prayer: Petition filed seeking for a writ of Mandamus, directing the respondent to consider and dispose of the representation dated 28-08-2012 filed by the petitioner seeking refund of the sum of Rs.73,59,915-00 along with interest in accordance with law.)

Heard the learned counsel appearing for the petitioner and the learned Government Advocate appearing for the respondent.

2.At this stage of the hearing of the writ petition, the learned counsel appearing on behalf of the petitioner had submitted that it would suffice, if the respondent is directed to dispose of the representation, dated 28.08.2012, on merits, within a specified period.

3. The learned counsel appearing on behalf of the respondent has no objection for such an order being passed by this Court.

4. In view of the submissions made by the learned counsels appearing on either side, the respondent is directed to dispose of the representation, dated 28.08.2012, on merits and in accordance with law, within a period of 6 weeks from the date of receipt of a copy of this order. The petitioner is directed to furnish a copy of the representation, dated 28.08.2012, to the respondent, along with a copy of this order. However, it is made clear that this Court,

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by this order, has not expressed any opinion on the merits of the matter. The writ petition is disposed of accordingly. No costs.
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