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M/s. International Maritime Academy, Rep. by its Managing Director, J. Senthil Kumar v/s The Korattur Panchayat Board, Rep. by its President, Poonamallee Panchayat Union


Company & Directors' Information:- K N INTERNATIONAL LIMITED [Active] CIN = U45201UP2002PLC026841

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Company & Directors' Information:- V AND S INTERNATIONAL PVT LTD [Active] CIN = U74899DL1992PTC049964

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Company & Directors' Information:- J C INTERNATIONAL LIMITED [Active] CIN = U51109WB1999PLC089037

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Company & Directors' Information:- M P INTERNATIONAL PRIVATE LIMITED [Active] CIN = U29130MH1997PTC107943

Company & Directors' Information:- A S INTERNATIONAL LIMITED [Strike Off] CIN = U74899DL1993PLC056158

Company & Directors' Information:- H C S INTERNATIONAL PRIVATE LIMITED [Active] CIN = U15312PB2012PTC036219

Company & Directors' Information:- A B A ACADEMY PRIVATE LIMITED [Active] CIN = U80302UP2001PTC025850

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Company & Directors' Information:- S. D. INTERNATIONAL PRIVATE LIMITED [Active] CIN = U74900UP2008PTC036047

Company & Directors' Information:- S AND I INTERNATIONAL PRIVATE LIMITED [Active] CIN = U51909DL1995PTC072210

Company & Directors' Information:- L T INTERNATIONAL LIMITED [Active] CIN = U74899DL1999PLC097892

Company & Directors' Information:- A. INTERNATIONAL PRIVATE LIMITED [Active] CIN = U51102GJ2008PTC053840

Company & Directors' Information:- S J M INTERNATIONAL LIMITED [Active] CIN = U52110DL1987PLC028571

Company & Directors' Information:- S B S INTERNATIONAL PRIVATE LIMITED [Active] CIN = U18101DL1997PTC085878

Company & Directors' Information:- R. A. INTERNATIONAL PRIVATE LIMITED [Active] CIN = U51225DL2008PTC177405

Company & Directors' Information:- B G INTERNATIONAL PRIVATE LIMITED [Active] CIN = U50300PB2014PTC038889

Company & Directors' Information:- S F INTERNATIONAL PRIVATE LIMITED [Active] CIN = U74999PB2000PTC023654

Company & Directors' Information:- R T S INTERNATIONAL PRIVATE LIMITED [Active] CIN = U63022DL1997PTC089328

Company & Directors' Information:- I K INTERNATIONAL PRIVATE LIMITED [Active] CIN = U74899DL1995PTC066267

Company & Directors' Information:- C K INTERNATIONAL PRIVATE LIMITED [Active] CIN = U74899DL1991PTC045625

Company & Directors' Information:- L A INTERNATIONAL PRIVATE LIMITED [Active] CIN = U51909PB2010PTC033683

Company & Directors' Information:- H R V INTERNATIONAL PRIVATE LIMITED [Amalgamated] CIN = U74899UP1993PTC057665

Company & Directors' Information:- K P INTERNATIONAL PRIVATE LIMITED [Active] CIN = U24110GJ2007PTC050026

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Company & Directors' Information:- V. S. Y. INTERNATIONAL PRIVATE LIMITED [Active] CIN = U74999UP2008PTC035521

Company & Directors' Information:- U M I INTERNATIONAL LTD [Strike Off] CIN = U51909WB1990PLC049671

Company & Directors' Information:- A. R. INTERNATIONAL PRIVATE LIMITED [Active] CIN = U51900MH2010PTC228539

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Company & Directors' Information:- M G M INTERNATIONAL PVT LTD [Active] CIN = U74899DL1982PTC013580

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Company & Directors' Information:- K. A. INTERNATIONAL PRIVATE LIMITED [Active] CIN = U51101UP2012PTC049338

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Company & Directors' Information:- K R INTERNATIONAL PRIVATE LIMITED [Active] CIN = U17291DL2008PTC172188

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Company & Directors' Information:- R B INTERNATIONAL LTD [Strike Off] CIN = U18101WB1993PLC059515

Company & Directors' Information:- P Y INTERNATIONAL PRIVATE LIMITED [Converted to LLP] CIN = U51102RJ1995PTC010133

Company & Directors' Information:- R C INTERNATIONAL LIMITED [Strike Off] CIN = U51909TG1991PLC012477

Company & Directors' Information:- N J INDIA INTERNATIONAL LIMITED [Strike Off] CIN = U70101UP2004PLC028722

Company & Directors' Information:- I AND A INTERNATIONAL PRIVATE LIMITED [Active] CIN = U72200TG1995PTC019936

Company & Directors' Information:- P V INTERNATIONAL PRIVATE LIMITED [Active] CIN = U74899DL1998PTC094598

Company & Directors' Information:- I B INTERNATIONAL PRIVATE LIMITED [Under Process of Striking Off] CIN = U72200DL2000PTC105735

Company & Directors' Information:- A M INTERNATIONAL PRIVATE LIMITED [Strike Off] CIN = U74899DL1995PTC066228

Company & Directors' Information:- K K M INTERNATIONAL PRIVATE LIMITED [Active] CIN = U17110MH1995PTC089836

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Company & Directors' Information:- J R INTERNATIONAL PRIVATE LIMITED [Active] CIN = U51909TN2002PTC048744

Company & Directors' Information:- H P AND B G INTERNATIONAL PRIVATE LIMITED [Active] CIN = U50500DL1999PTC100851

Company & Directors' Information:- L S INTERNATIONAL PRIVATE LIMITED [Strike Off] CIN = U74999DL2009PTC193390

Company & Directors' Information:- M B INTERNATIONAL PVT LTD [Strike Off] CIN = U52190DL2001PTC110572

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Company & Directors' Information:- B B C INTERNATIONAL PVT LTD [Strike Off] CIN = U25209WB1984PTC037383

Company & Directors' Information:- K S INTERNATIONAL PRIVATE LIMITED [Strike Off] CIN = U51909MH2001PTC134345

Company & Directors' Information:- A TO Z INTERNATIONAL PRIVATE LIMITED [Strike Off] CIN = U51101TN1992PTC022507

Company & Directors' Information:- C & A INTERNATIONAL PRIVATE LIMITED [Strike Off] CIN = U51900MH1982PTC026718

Company & Directors' Information:- D D MARITIME PRIVATE LIMITED [Active] CIN = U63012GJ2012PTC071262

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Company & Directors' Information:- INDIA INTERNATIONAL COMPANY PRIVATE LIMITED [Active] CIN = U51228MH1955PTC009483

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Company & Directors' Information:- J D K INTERNATIONAL PVT LTD [Active] CIN = U74899DL1982PTC014087

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Company & Directors' Information:- P AND P INTERNATIONAL PRIVATE LIMITED. [Strike Off] CIN = U24100OR1993PTC003244

Company & Directors' Information:- KUMAR INTERNATIONAL LIMITED [Strike Off] CIN = U51909DL1990PLC042409

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Company & Directors' Information:- D I D INTERNATIONAL PRIVATE LIMITED [Converted to LLP] CIN = U28112MH2014PTC258750

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Company & Directors' Information:- R I K INTERNATIONAL PRIVATE LIMITED [Under Process of Striking Off] CIN = U52590DL2015PTC283801

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Company & Directors' Information:- S R L INTERNATIONAL PRIVATE LIMITED [Under Process of Striking Off] CIN = U20296AP2013PTC085533

Company & Directors' Information:- H G ACADEMY PRIVATE LIMITED [Active] CIN = U55100KL2013PTC035484

Company & Directors' Information:- M & V ACADEMY PRIVATE LIMITED [Strike Off] CIN = U80301KL2011PTC029086

Company & Directors' Information:- M D INTERNATIONAL LIMITED [Active] CIN = U74140MH1981PTC025007

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Company & Directors' Information:- S K MARITIME ACADEMY PRIVATE LIMITED [Strike Off] CIN = U74999UP2008PTC035614

Company & Directors' Information:- INTERNATIONAL CO PRIVATE LIMITED [Strike Off] CIN = U51109UR1935PTC000663

Company & Directors' Information:- INTERNATIONAL MARITIME ACADEMY [Active] CIN = U80302TN2005NPL056380

Company & Directors' Information:- A B C INTERNATIONAL PVT LTD [Strike Off] CIN = U99999DL1990PTC041062

Company & Directors' Information:- D C M INTERNATIONAL LTD. [Strike Off] CIN = U99999DL2000PTC004208

Company & Directors' Information:- B C I INTERNATIONAL LIMITED [Strike Off] CIN = U74900DL1977PLC008468

    W.P. No. 7181 of 2012 & M.P. Nos. 2 & 3 of 2012

    Decided On, 07 July 2021

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE S.M. SUBRAMANIAM

    For the Petitioner: N. Muralikumaran, M/s. MCGAN LAW FIRM, Advocates. For the Respondent: No appearance.



Judgment Text

(Prayer: Writ Petition filed Under Article 226 of the Constitution of India to issue of Writ of Certiorari, to call for the records of the respondent in his proceeding in Na.Ka.No.1/2012 / Korattur Panchayat dated 20.02.2012 and to quash the same.)1. The order dated 20.02.2012 passed by the first respondent / President Korattur Panchayat Board is under challenge in the present writ petition.2. Korattur is now falling under the jurisdiction of Chennai Corporation and the Chennai Corporation is the authority competent as of now to deal with the property tax assessments.3. The learned counsel appearing on behalf of the writ petitioner made a submission that 300% enhancement is made with reference to the property tax to be paid, which is beyond the prescription made by the competent authorities. It is further contended that the petitioner was directed to pay the property tax with retrospective effect, which is untenable. The learned counsel for the petitioner reiterated that the property tax demand is not in consonance with the provisions of the procedures contemplated for assessment and therefore, the order is liable to be set aside.4. Admittedly, the order impugned was passed by the first respondent / President of Korattur Panchayat Board. During the pendency of the writ petition, now the jurisdiction falls under the Chennai Corporation and therefore, the Chennai Corporation has to deal with the matter for the purpose of assessing the property belongs to the petitioner and determine the property tax to be paid in accordance with the provisions of the Chennai City Municipal Corporation Act.5. With reference to the grounds raised, this Court is of an opinion that the same requires factual adjudication, which is to be done by the competent authority and by the Appellate authority. The Appellate authority is the final fact finding authority. Taxation Appellate Tribunal is also an Appellate body, constituted for the redressal of grievances of the owners of the property.6. This being the appeal provisions made available under the Chennai City Municipal Corporation Act, this Court is of an opinion that the petitioner has to approach the Appellate authority for the purpose of redressal of his grievances.7. As far as the assessment is concerned, an inspection is also necessary as the impugned order was passed, based on the property tax assessment made by the President, Korattur Panchayat Union. In respect of the fresh assessment, the same was made already and as per the assessment, the petitioner is also paying the property tax promptly to the local body and presently to the Chennai Corporation.8. Under these circumstances, the petitioner is at liberty to prefer an appeal before the Appellate authority under the provisions of the Chennai City Municipal Corporation Act within a period of four weeks from the date of receipt of a copy of this order. On receipt of any such appeal, the Appellate authority shall dispose of the same on merits and in accordance with law and by affording opportunity to the writ petitioner and pass final orders within a pe

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riod of twelve weeks thereafter. Till the appeal is disposed of, the disputed amount alone kept in abeyance and the regular property tax due to be paid, must be paid by the petitioner as per the rules in force.9. With these directions, the writ petition stands disposed of. No costs. Consequently, connected miscellaneous petitions are closed.
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