MARIAM BEEVI Vs. SECRETARY
LAWS(KER)-2017-3-176
HIGH COURT OF KERALA
Decided on March 23,2017

MARIAM BEEVI Appellant
VERSUS
SECRETARY Respondents

JUDGEMENT

Anil K. Narendran, J. - (1.) This review petition arises out of the judgment of this Court dated 8.02.2017 in W.A.No.1537 of 2015. The petitioner herein filed the said Writ Appeal challenging the judgment of the learned Single Judge dated 10.4.2015 in W.P.(C).No.6384 of 2015, a Writ Petition filed by him seeking a writ of certiorari to call for the records leading to the inclusion of the private pathway leading to his property in the Asset Register of the second respondent Grama panchayat and to order the removal of the said private pathway from that register. The petitioner has also sought for various other reliefs including an order directing respondents 1 and 2 not to expend or disburse any public money for improvement of the pathway in question.
(2.) After considering the rival contentions, with reference to the pleadings and materials on record, the learned Single Judge dismissed the Writ Petition. Feeling aggrieved, the petitioner approached this Court in W.A.No.1537 of 2015. The said Writ Appeal was dismissed by the judgment dated 8.2.2017, holding that the reasoning of the learned Single Judge in the judgment dated 10.4.2015 in W.P.(C).No.6384 of 2015 is perfectly legal, which warrants no interference in the appeal.
(3.) Now, the petitioner is before this Court in this Review Petition, contending that there is error apparent on the face of the record, warranting review of the judgment of this Court dated 8.2.2017 in W.A.No.1537 of 2015.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.