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Sree Narayana Guru Mission Charities, rep. by the Managing Trustee Kaithakuzhi v/s Secretary to Government of India, Ministry of Home Affairs, New Delhi & Another

    Writ Petition No.13024 of 1999
    Decided On, 21 November 2007
    At, High Court of Judicature at Madras
    By, THE HONOURABLE MR. JUSTICE M. JAICHANDREN
    For the Petitioner: --- For the Respondents: R1 & R2, B. Ullasavelan, Advocate.


Judgment Text
(This writ petition is filed under Article 226 of the Constitution of India praying for the issuance of a Writ of Certiorarified Mandamus to call for the records of the second respondent with No.11/29/22/88(5)/97-FCRA/III, dated 28.1.1998 and to quash the same and consequently to direct the respondents to consider the application of the petitioner for registration and to register the petitioner's name under Section 6 of the Foreign Contributions (Regulation) Act, 1976. )


The writ petition has been listed today under the caption "for dismissal", since there was no representation on behalf of the petitioner, on 20.11.2007. Even today, when the matter is listed, there is no representation on behalf of the

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petitioner. Hence, the writ petition is dismissed for non-prosecution. No costs.
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