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N. Dhatchayani v/s The Additional Chief Secretary to Government, Municipal Administration & Water Supply Department, Chennai & Others


Company & Directors' Information:- K K S WATER PRIVATE LIMITED [Active] CIN = U52100WB2014PTC199844

Company & Directors' Information:- OF WATER PRIVATE LIMITED [Active] CIN = U51909MH2018PTC317142

Company & Directors' Information:- F & G SUPPLY PRIVATE LIMITED [Active] CIN = U51900DL2012PTC239188

Company & Directors' Information:- T. G. S. WATER PRIVATE LIMITED [Strike Off] CIN = U51109DL2010PTC205948

Company & Directors' Information:- WATER INDIA PRIVATE LIMITED [Active] CIN = U74990DL2016PTC298912

    W.P. No. 15106 of 2021

    Decided On, 01 September 2021

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE K. KALYANASUNDARAM & THE HONOURABLE MR. JUSTICE V. SIVAGNANAM

    For the Petitioner: Sathish, T. Sundaravadanam, Advocates. For the Respondents: R1 to R4, D. Ravichander, AGP (Pondicherry), R5, P. Srinivas, Advocate.



Judgment Text

(Prayer: Writ Petition filed under Article 226 of the Constitution of India seeking to issue a Writ of Mandamus, directing the respondent Nos.1 to 5 to consider the representation dated 28.12.2020 made by the petitioner herein to remove the encroachments made by the 6th respondent on the public road property situated in S.No.140/1(part) and S.No.140/55, Sri Lakshmi Stores, in Door No.56, Pillaiyarmada Thangal Road, Movendar Nagar, Phase-I, Noombal Village, Poonamallee Taluk, Tiruvallur District and pass appropriate orders within stipulated time period as may be fixed by this Court.)

K. Kalyanasundaram, J.

1. The Writ Petition is heard through video conferencing.

2. The petitioner has come forward with this Writ Petition for issuance of a Writ of Mandamus, directing the respondent Nos.1 to 3 to consider the representation dated 28.12.2020 made by the petitioner to remove the encroachments made by the sixth respondent on the public road property in S.No.140/1(part) and S.No.140/55, Sri Lakshmi Stores, in Door No.56, Pillaiyarmada Thangal Road, Movendar Nagar, Phase-I, Noombal Village, Poonamallee Taluk, Tiruvallur District.

3. The petitioner would state that she purchased a land measuring 598 sq.ft. in Survey No.140/1(part) for a sum of Rs.5,10,000/- from one R.Anbazhagan through his power agent S.S.Muthukumar/sixth respondent herein. It is alleged that the sixth respondent is a builder, who not only encroached the public road but also the land of the petitioner.

4. Heard Mr.Sathish, learned counsel appearing for Mr.T.Sundaravadanam, learned counsel for the petitioner, Mr.D.Ravichander, learned Additional Government Pleader for the respondents 1 to 4 and Mr.P.Srinivas, learned counsel for the fifth respondent and perused the materials available on record.

5. The learned counsel appearing for the petitioner would state that the representation of the petitioner dated 28.12.2020 was not acted upon by the official respondents, hence, it would suffice to direct the fifth respondent to consider and pass orders on the said representation.

6. The learned Standing Counsel appearing for the fifth respondent would state that if it is found that the sixth respondent encroached any public road, the fifth respondent is ready to take action to remove the encroachment.

7. In the light of the prayer sought for and the submissions of the learned counsels appearing on either side, we hereby direct the fourth respondent to conduct survey in the disputed area after issuing notice to the petitioner as well as the sixth res

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pondent within a period of four weeks. If any encroachment is found, the fifth respondent is hereby directed to act upon the report of the fourth respondent and remove the encroachment in accordance with law. 8. With the above directions, the Writ Petition is disposed of. No costs.
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