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Vasan Publications Pvt. Ltd. rep. by its Executive Director MR. M.V. Kumar v/s Deputy Chief Inspector Of Factories & Another

    Writ Petition No.1479 of 2012

    Decided On, 27 January 2012

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE M. JAICHANDREN

    For the Petitioner: Sanjay Mohan for M/s. S. Ramasubramanian, Advocates. For the Respondents: R. Rajeswaran, Special Government Pleader N. Sakthivel, Government Advocate.



Judgment Text

(Prayer: This writ petition is filed under Article 226 of the Constitution of India praying for the issuance of a Writ of Certiorari to quash the Order bearing No.E/2410/2011 dated 20.12.2011 made by the 1st respondent Deputy Chief Inspector of Factories, II Division, Chennai.)

1. At this stage of the hearing of the writ petition, the learned counsel appearing for the petitioner had submitted that it would suffice, if the second respondent is directed to dispose of the appeal filed by the petitioner, on 15.11.2011, against the order No.C/2410/2011, dated 7.10.2011, on merits and in accordance with law, within a specified period and if the first respondent is restrained from prosecuting the petitioner, as per the impugned notice, dated 20.12.2011, until the said appeal is disposed of, finally.

2. The learned counsels appearing for the respondents have no objection for this Court passing such an order.

3. In view of the above, the first respondent is directed to dispose of the appeal filed by the petitioner, on 15.11.2011, against the order No.C/2410/2011, dated 7.10.2011, within a period of twelve weeks from the date of receipt of a copy of this order. However, it is made clear that the first respondent shall not prosecute the petitioner pursuant to the impugned notice, dated 20.12.2011, until final orders are passed by the first respondent in the

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above mentioned appeal, as directed by this Court. The writ petition is disposed of accordingly. No costs. Connected M.P.No.1 of 2012 is closed.
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