GOVERNMENT OF TAMIL NADU Vs. R. ELUMALAI
LAWS(MAD)-2020-1-151
HIGH COURT OF MADRAS
Decided on January 27,2020

GOVERNMENT OF TAMIL NADU Appellant
VERSUS
R. Elumalai Respondents

JUDGEMENT

- (1.) Heard learned Additional Advocate General for the appellants State.
(2.) The Government has come up in appeal contesting that the provisions of sub-sections (5) and (6) and Section 11 of the Tamil Nadu Urban Land (Ceiling and Regulation) Act , 1978, have been clearly observed in this case and the learned Single Judge, without looking into the pleadings contained in the counter-affidavit erroneously proceeded to allow the writ petition by recording that no counter- affidavit has been filed. It is urged that the possession having been taken from the original owner, namely, Murugappa Reddiar, there was no occasion for the learned Single Judge to have come to a contrary conclusion.
(3.) Learned Additional Advocate General has also produced the original records and we have seen the delivery of possession memo dated 10.10.1998. The same records the name of the original land owner, Murugappa Reddiar.;


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