AISHWARYA INFRASTRUCTURES Vs. CHIEF SECRETARY, GOVERNMENT OF TAMIL NADU
LAWS(MAD)-2020-9-174
HIGH COURT OF MADRAS
Decided on September 23,2020

Aishwarya Infrastructures Appellant
VERSUS
CHIEF SECRETARY, GOVERNMENT OF TAMIL NADU Respondents

JUDGEMENT

- (1.) This matter is taken up for hearing through Video Conferencing mode.
(2.) W.P.No.10897/2020 is filed challenging the notice dated 23.07.2020 calling upon the petitioner to stop the demolition work of the subject matter building within the campus of Stanley Medical College and Hospital temporarily till the end of Covid-19 situation.
(3.) W.P.No.11033/2020 is filed challenging the proceedings of the;


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