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



Muthumani @ Solaiyammal v/s The District Revenue Officer, Ramanathapuram & Another

    W.P.(MD)No. 286 of 2021

    Decided On, 23 September 2022

    At, Before the Madurai Bench of Madras High Court

    By, THE HONOURABLE MRS. JUSTICE V. BHAVANI SUBBAROYAN

    For the Petitioner: A. Haja Mohideen, Advocate. For the Respondents: R1, D. Sadiq Raja, Addl. Govt.Pleader, R2, J. Barathan, Advocate.



Judgment Text

(Prayer:Writ Petition filed under Article 226 of the Constitution of India, praying this Court to issue a Writ of Mandamus directing the first respondent to complete the proceedings in Na.Ka.P1/6841/2013, dated 26.09.2013 and grant patta for the properties in S.Noss.221/3, 247/17, 167/3, 106/2, 138/14, 138/8, 30/10, 92/7B, 158/5A, 96/2 and 103/18B in Thalaivanaikanpatti Village, Nedunkulam Group, Kamuthi Taluk, Ramanathapuram District as per the decree in Cross Appeal in A.S.No.111 of 2017, dated 31.10.2019, within the period stipulated by this Court.)

1. This Writ Petition is filed seeking issuance of a Writ of Mandamus directing the first respondent to complete the proceedings in Na.Ka.P1/6841/2013, dated 26.09.2013 and grant patta for the properties in S.Nos.221/3, 247/17, 167/3, 106/2, 138/14, 138/8, 30/10, 92/7B, 158/5A, 96/2 and 103/18B in Thalaivanaikanpatti Village, Nedunkulam Group, Kamuthi Taluk, Ramanathapuram District as per the decree in Cross Appeal in A.S.No.111 of 2017, dated 31.10.2019, within the period stipulated by this Court.

2. Heard the learned counsel appearing on either side and perused the materials placed before this Court.

3. A perusal of the typed-set of papers would show that the Petitioner has filed this Writ Petition for issuance of a Writ of mandamus without any representation being sent to the authorities/first respondent redressing his grievances.

4. The learned Additional Government Pleader appearing for the first respondent would submit that against the judgment in the above appeal suit, there is a second appeal pending in S.A.No.595 of 2020 before the Court below and hence, the authorities cannot consider the prayer sought for by the Petitioner, as the subject-matter is pending before the Civil Court.

5. The Petitioner has not sent any representation to issue a Writ of Mandamus as sought for by the Petitioner. Hence this Court is not inclined to entertain this

Please Login To View The Full Judgment!

Writ Petition. However, the Petitioner is at liberty to approach the authorities concerned with fresh representation, if so desired. 6. With the above observation, the Writ Petition stands dismissed. No costs.
O R