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Vijaya Shanthi Rep. by her Power of Attorney, P.Jayaraj v/s The Special District Revenue Officer And Competent Authority,(L.A.)(N.H.A.I.), Office of the National Highways Projects, At Kanchipuram Collectorate compound, Kanchipuram

    Writ Petition No.2553 of 2010

    Decided On, 23 February 2010

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE M. JAICHANDREN

    For the Petitioner: S. Mathivanan, Advocate. For the Respondent: R. Murali Government Advocate.



Judgment Text

(Prayer: Petition filed seeking for a writ of Mandamus, to direct the respondents to pay compensation to Petitioner's principal for the properties acquired in Survey No.149 at Koyambedu Village, Saidapet Taluk, Kanchipuram District, Chennai 600 102 on the basis of Petitioner's representations dated 18.07.2007 and 10.12.2009 and to grant such further or other orders or other reliefs as this Court may deem fit.)


Heard the learned counsel appearing for the petitioner and the learned Government Advocate appearing for the respondent.


2. At this stage of the hearing of the writ petition, the learned counsel appearing on behalf of the petitioner has submitted that it would suffice, if the respondent is directed to dispose of the representation, dated 10.12.2009, on merits, within a specified period.


3. The learned counsel appearing on behalf of the respondent, has no objection for such an order being passed by this Court.


4. In view of the submissions made by the learned counsels appearing on either side, the respondent is directed to dispose of the representation, dated 10.12.2009, on merits and in accordance with law, within a period of 12 weeks from the date of receipt of a copy of this order. The petitioner is directed to furnish a copy of the representation, dated 10.12.2009, to the respondent, along with a copy of this order. However, it is made clear th

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at this Court, by this order, has not expressed any opinion on the merits of the matter. The writ petition is disposed of accordingly. No costs.
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