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Vijay Pandi v/s The Commissioner, Madurai Municipal Corporation, Madurai


Company & Directors' Information:- VIJAY INDIA PRIVATE LIMITED [Active] CIN = U25199DL1998PTC096860

Company & Directors' Information:- VIJAY J AND K PRIVATE LIMITED [Strike Off] CIN = U52100GJ1974PTC002504

Company & Directors' Information:- A B T MADURAI PRIVATE LIMITED [Active] CIN = U50102TZ2002PTC010086

Company & Directors' Information:- D VIJAY AND COMPANY LIMITED [Dissolved] CIN = U99999MH1933PTC002056

    W.P.(MD)No. 15199 of 2020

    Decided On, 03 November 2020

    At, Before the Madurai Bench of Madras High Court

    By, THE HONOURABLE MR. JUSTICE ABDUL QUDDHOSE

    For the Petitioner: M. Jerin Mathew, Advocate. For the Respondent: R. Murali, Standing Counsel.



Judgment Text

(Prayer: Petition filed under Article 226 of the Constitution of India to issue a Writ of Mandamus, directing the respondent to pass orders on the petitioner's application dated 29.09.2020 seeking permission to conduct SPA in accordance with Madurai City Municipal Corporation Act, 1971, within the period that may be stipulated by this Court.)1. This writ petition has been filed for a Mandamus seeking for a direction to the respondent to consider the application of the petitioner dated 29.09.2020, seeking permission to run a Spa in accordance with Madurai City Municipal Corporation Act, 1971, within the stipulated period that may be fixed by this Court.2. Mr.R.Murali, learned Standing Counsel, accepts notice on behalf of the respondent. By consent of both parties, the Writ Petition is taken up for final disposal at the admission stage itself.3. Heard Mr.M.Jerin Mathew, learned counsel appearing for the petitioner and Mr.R.Murali, learned Standing Counsel appearing for the respondent.4. It is the contention of the petitioner that he is eligible and qualified to run a Spa. According to him, he applied for running a Spa with the respondent on 29.09.2020 under the provisions of Madurai City Municipal Corporation Act, 1971. According to him, he has satisfied all the requirements for running the Spa. According to him, till date, his application dated 29.09.2020 has not been considered by the respondent. In such circumstances, he has filed this Writ Petition.5. As per the new amendment made to the Madurai City Municipal Corporation Act, 1971, Schedule IV has been amended and it has now become mandatory for any person, intending to run a Spa, to obtain trade license from the respondent. The amended Schedule IV with regard to the subject Spa is detailed hereunder:-“13.In Schedule IV to the 1971 Act, for the entry “Keeping a Shaving or hair dressing saloon”, the following entries shall be substituted;-“Haircutting saloon or beauty parlour, without partition or room.Beauty Parlour, spa or massage parlour, with partition or room or sauna or bathing facilities:Provided that no license shall be granted unless the applicant produces no objection certificates from the Health Department of the Corporation and from such police officer as may be specified by the Commissioner.”.6. As seen from the amended Schedule IV, trade license is required to run a Spa. The petitioner has also applied for the same with the respondent on 29.09.2020, which admittedly has not been considered, till date.7. For the foregoing reasons, this Court directs the respondent to p

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ass orders on merits and in accordance with law, on the petitioner's application dated 29.09.2020, seeking permission to run a Spa, within a period of four weeks from the date of receipt of a copy of this order.8. With the above direction, the Writ Petition stands disposed of. No costs.
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