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Orathur Thiruvalluvar Uyarnilai Palli Committee, Rep.by its Secretary, (The Educational agency of Orathur Thiruvalluvar Higher Secondary School), Chidambaram Taluk v/s The Inspector General of Registration, Chennai & Another


Company & Directors' Information:- U T AGENCY PVT. LTD. [Active] CIN = U45203WB1991PTC052617

Company & Directors' Information:- S K H AGENCY PRIVATE LIMITED [Active] CIN = U52390TG2013PTC085384

Company & Directors' Information:- CHIDAMBARAM PRIVATE LIMITED [Active] CIN = U92411GJ1960PTC000945

Company & Directors' Information:- O M AGENCY PRIVATE LIMITED [Active] CIN = U52321TN1961PTC004668

Company & Directors' Information:- S M AGENCY PVT LTD [Active] CIN = U51109WB1964PTC026129

Company & Directors' Information:- G R AGENCY LTD [Strike Off] CIN = U51109WB1951PLC019409

Company & Directors' Information:- S N Q S AGENCY PRIVATE LIMITED [Active] CIN = U52110TZ1999PTC008761

Company & Directors' Information:- A & N AGENCY PRIVATE LIMITED [Under Process of Striking Off] CIN = U51909TN2003PTC052088

Company & Directors' Information:- A E AGENCY PRIVATE LIMITED [Active] CIN = U65993TN2000PTC044931

Company & Directors' Information:- S R W AGENCY PRIVATE LIMITED [Active] CIN = U52190WB2011PTC160006

Company & Directors' Information:- K L AGENCY PRIVATE LIMITED [Strike Off] CIN = U74899DL1992PTC050493

Company & Directors' Information:- S B T AGENCY PVT LTD [Strike Off] CIN = U51103WB1965PTC026347

Company & Directors' Information:- S B M AGENCY PRIVATE LIMITED [Active] CIN = U51504TN2004PTC052953

Company & Directors' Information:- M P S AGENCY PVT LTD [Active] CIN = U51109WB1998PTC088149

Company & Directors' Information:- A. G. AGENCY PRIVATE LIMITED [Strike Off] CIN = U51109DL2008PTC186212

Company & Directors' Information:- S N AGENCY PVT LTD [Strike Off] CIN = U66010WB1989PTC047981

Company & Directors' Information:- V AND S AGENCY PRIVATE LTD. [Strike Off] CIN = U74999DL1986PTC025148

    W.P. No. 1571 of 2016 & W.M.P. Nos. 1330 & 1331 of 2016 & 25263 of 2017

    Decided On, 14 August 2018

    At, High Court of Judicature at Madras

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

    For the Petitioner: S.N. Ravichandran, Advocate. For the Respondents: T.M. Pappiah, Special Government Pleader.



Judgment Text

(Prayer: Writ Petition filed under Article 226 of the Constitution of India praying to issue a Writ of Certiorarified Mandamus, to call for the entire records connected with the impugned proceedings passed by the 1st respondent vide No.48379/I1/2004, dated 13.05.2015 and consequential order of the 2nd respondent vide Na.Ka.No.3014/Aa4/2010, dated 16.6.2015 and quash the same and direct the 1st respondent to dispose of the petitioner's appeal dated 24.01.2011 afresh by accepting and taking into file the returns submitted by the petitioner.)

The order passed by the first respondent in proceeding dated 13.5.2015 and the consequential order of the second respondent dated 16.6.2015 are under challenge in this writ petition and further direction is sought for to the first respondent to dispose of the appeal submitted by the writ petitioner on 24.01.2011 afresh by accepting and taking into file and returns filed by the writ petitioner.

2. The learned counsel appearing for the writ petitioner made a submission that the documents and the returns filed by the writ petitioner at the time of hearing of the appeal had not been considered by the first respondent and the impugned order was passed against the writ petitioner, without even looking into the documents filed by the writ petitioner. It is further stated that there is no reference in respect of the documents filed by the writ petitioner in the impugned order and there is no finding in this regard. This apart, some other documents, which are all under the custody of the Secretary of the School was unable to be furnished at the time of hearing of the appeal. It is necessary for the writ petitioner to submit all those documents before the first respondent for an effective adjudication of the appeal before the first respondent.

3. In this view of the matter, this Court is of an opinion that it is a fit case for remand. Accordingly, the impugned order dated 13.5.2015 passed by the first respondent is quashed. The first respondent is directed to restore the appeal on file and provide an opportunity to all the parties to submit their documents and pleadings, if any and thereafter, hear the appeal and pass orders on merits and in accordance with law, without causing any further delay and preferably within a per

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iod of twelve weeks from the date of receipt of a copy of this order. 4. With the above direction, the writ petition stands disposed of. However, there shall be no order as to costs. Consequently, connected miscellaneous petitions are closed.
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